Posted On by &filed under Calcutta High Court, High Court.


Calcutta High Court
Gosto Behary Pal vs Johur Lall Pal on 8 April, 1879
Equivalent citations: (1879) ILR 4 Cal 836
Author: Wilson
Bench: Wilson


JUDGMENT

Wilson, J.

1. Answers to interrogatories are simply affidavits obtained in the way which the Code provides, and the party wishing to use them must put them in as his evidence.


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