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Kade Mandal Vs. Ahadali Molla and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in6Ind.Cas.594
AppellantKade Mandal
RespondentAhadali Molla and ors.
Excerpt:
burgadar, whether tenant--stipulation that in return for labour burgadar would keep half the produce--suit for rent against burgadar maintainable in a small cause court--provincial small cause courts act (ix of 1887), schedule ii, article (8). - 1. in these cases, we do not think that the relation of landlord and tenant is made out and we, therefore, must decline to interfere. the decree will accordingly stand. the rules are discharged with costs; hearing fee, one gold mohur in. each case.
Judgment:

1. In these cases, we do not think that the relation of landlord and tenant is made out and we, therefore, must decline to interfere. The decree will accordingly stand. The rules are discharged with costs; hearing fee, one gold mohur in. each case.


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