THAMA Vs. GOVIND BILAL
LAWS(BOM)-1907-2-25
HIGH COURT OF BOMBAY
Decided on February 14,1907

THAMA Appellant
VERSUS
GOVIND BILAL Respondents

JUDGEMENT

Lawrence Jenkins, J. - (1.) THE plaintiff sues as a usufructuary mortgagee to enforce his rights under a mortgage -bond.
(2.) HE has however failed on the ground that the bond on which he sues has not been proved and accordingly his suit has been dismissed with costs. It is under these circumstances that he appeals to this Court.
(3.) THE bond itself is not forthcoming and the District Judge has held that it is lost; but he admitted a certified copy produced from the Registrar's Office.;


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