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Padmabati Dasi and anr. Vs. Rasik Lal Dhar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in6Ind.Cas.666
AppellantPadmabati Dasi and anr.
RespondentRasik Lal Dhar
Excerpt:
civil procedure code (act v of 1908), order xix, rule 3 - affidavit, contents of--statement of ground of belief--jurisdiction, inherent--re-hearing. - order3. we give you three weeks' time from to-day. you are to give security for the costs of the appeal to the extent of rs. 2,500 to the satisfaction of the registrar within one week from the re-opening of the court after the christmas vacation. costs of the application to be costs in the appeal.
Judgment:
ORDER

3. We give you three weeks' time from to-day. You are to give security for the costs of the appeal to the extent of Rs. 2,500 to the satisfaction of the Registrar within one week from the re-opening of the Court after the Christmas vacation. Costs of the application to be costs in the appeal.


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