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NabIn Chandra Nath and ors. Vs. Debendra Mohun Mukhopadya and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in36Ind.Cas.612
AppellantNabIn Chandra Nath and ors.
RespondentDebendra Mohun Mukhopadya and ors.
Excerpt:
evidence act (i of 1872), section 92(2) - hatohita silent about interest--evidence of rate of interest, admissibility of. - 1. the hatchita in dispute in this case is an extremely informal document. it is virtually a mere memorandum of the loan. evidence was therefore rightly admitted to show-the rate of interest under section 92 sub-section (2) of the evidence act.2.this appeal is dismissed with costs.
Judgment:

1. The hatchita in dispute in this case is an extremely informal document. It is virtually a mere memorandum of the loan. Evidence was therefore rightly admitted to show-the rate of interest under Section 92 Sub-section (2) of the Evidence Act.

2.This appeal is dismissed with costs.


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