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Bhupati Charan Nandi Vs. Golam Ehihar Choudhury of Salka - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in56Ind.Cas.539
AppellantBhupati Charan Nandi
RespondentGolam Ehihar Choudhury of Salka
Cases ReferredConsolidated Exploration and Finana Co. v. Musgrave
Excerpt:
contract act (ix of 1812), section 23 - surety-bond, forfeiture of--agreement to indemnify surety, enforce-ability of--public policy. - walmsley, j.1. this rule must be made absolute on the authority of the case of prosonno kumar chakravarti v. prokash chandra dutta 28 ind. cas. 560 : 19 c.w.n. 329. that case followed the decision of mr. justiee north in the case of consolidated exploration and finana co. v. musgrave (1900) 1 ch. 37 : 81 l.t. 747 : 48 w.r. 298 : 69 l.t.ch. 11 : 16 t.l.r. 13. the judgment and decree of the judge of the small cause court are set aside. in the circumstances of the case i make no order as to costs. if the defendant has deposited the decretal amount or any portion of it, he will be entitled to ask for a refund.
Judgment:

Walmsley, J.

1. This Rule must be made absolute on the authority of the case of Prosonno Kumar Chakravarti v. Prokash Chandra Dutta 28 Ind. Cas. 560 : 19 C.W.N. 329. That case followed the decision of Mr. Justiee North in the case of Consolidated Exploration and Finana Co. v. Musgrave (1900) 1 Ch. 37 : 81 L.T. 747 : 48 W.R. 298 : 69 L.T.Ch. 11 : 16 T.L.R. 13. The judgment and decree of the Judge of the Small Cause Court are set aside. In the circumstances of the case I make no order as to costs. If the defendant has deposited the decretal amount or any portion of it, he will be entitled to ask for a refund.


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