Bhogilal vs Popatbhai on 21 December, 1882

Bombay High Court
Bhogilal vs Popatbhai on 21 December, 1882
Equivalent citations: (1883) ILR 7 Bom 125
Author: K Charles Sargent
Bench: C Sargent, Kt., Kemball


JUDGMENT

Charles Sargent, Kt., C.J.

1. As the plaintiff has sought the relief contemplated by Section 265 of the Contract Act (IX of 1872) by suit, he must pay the ad-valorem, court fees stamp required by a suit for account’s under Section 7, el. iv (f) of Act VII of 1870.

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