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Calcutta High Court
Bibi Golap Kumari Shaheba vs Gonesh Chandra Mitter And Ors. on 6 April, 1909
Equivalent citations: 2 Ind Cas 844
Bench: Harington, Mookerjee


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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