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Bibi Golap Kumari Shaheba Vs. Gonesh Chandra Mitter and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in2Ind.Cas.844
AppellantBibi Golap Kumari Shaheba
RespondentGonesh Chandra Mitter and ors.
Excerpt:
privy council appeal - security--'government securities to the extent of rs. 4,000,' meaning of--high court rules, appellate side, part ii, chap. 4, rule xx. - 1. we think that the deposit of government securities amounting to rs. 4,000 comes within the express words of the rule requiring the deposit of government securities 'to the extent of rs. 4,000.' the security must be accepted.
Judgment:

1. We think that the deposit of Government securities amounting to Rs. 4,000 comes within the express words of the rule requiring the deposit of Government Securities 'to the extent of Rs. 4,000.' The security must be accepted.


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