Skip to content


Moran and ors. Vs. Mittu Bibee and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1877)ILR2Cal229
AppellantMoran and ors.
RespondentMittu Bibee and ors.
Excerpt:
appeal to privy council - act vi of 1874, section 5--substantial question of law. - pontifex, j.1. i think, in this case there is a substantial question of law within the meaning of the 5th section of act vi of 1874. if it had been intended to restrict appeals to questions of law arising only out of the facts concurrently found by the courts below, it would have been expressly so stated in the act. the application must be granted. costs to follow costs of appeal to the privy council.
Judgment:

Pontifex, J.

1. I think, in this case there is a substantial question of law within the meaning of the 5th Section of Act VI of 1874. if it had been intended to restrict appeals to questions of law arising only out of the facts concurrently found by the Courts below, it would have been expressly so stated in the Act. The application must be granted. Costs to follow costs of appeal to the Privy Council.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //