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Bisnab Charan De and anr. Vs. Sarat Chandra Kar and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in38Ind.Cas.487
AppellantBisnab Charan De and anr.
RespondentSarat Chandra Kar and ors.
Cases ReferredJarip Khan v. Durfa Bewa
Excerpt:
bengal tenancy act (viii b.c. of 1885), section 85(2) - sub-lease exceeding nine years, validity of--lessee, position of, as against trespasser. - 1. the entire ground in this case is covered by the authority of jarip khan v. durfa bewa 15 ind. cas. 476 : 16 c.l.j. 14 : 17 c.w.n. 59. the appeal is dismissed with costs.
Judgment:

1. The entire ground in this case is covered by the authority of Jarip Khan v. Durfa Bewa 15 Ind. Cas. 476 : 16 C.L.J. 14 : 17 C.W.N. 59. The appeal is dismissed with costs.


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