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Nilambar Ghosh and anr. Vs. Mir Mohasanuddin - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in67Ind.Cas.105
AppellantNilambar Ghosh and anr.
RespondentMir Mohasanuddin
Cases ReferredJarraw Kumari Saheba v. Hanifuddin Akanda
Excerpt:
landlord and, tenant - zemindar's right of create intermediate tenure between zemindary and putni. - 1. following the decision of this court in raj kumar mazumdar v. probal chandra ganguli 9 c.w.n. 656 by which we are bound, rather than the obiter dictum pronounced in jarraw kumari saheba v. hanifuddin akanda 4 ind. cas. 471 : 14 c.w.n. 389 we dismiss this appeal under order xli, rule 11, civil procedure code.
Judgment:

1. Following the decision of this Court in Raj Kumar Mazumdar v. Probal Chandra Ganguli 9 C.W.N. 656 by which we are bound, rather than the obiter dictum pronounced in Jarraw Kumari Saheba v. Hanifuddin Akanda 4 Ind. Cas. 471 : 14 C.W.N. 389 we dismiss this appeal under Order XLI, Rule 11, Civil Procedure Code.


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