MANIK DAS Vs. BABUL DEBNATH
LAWS(TRIP)-2021-3-26
HIGH COURT TRIPURA
Decided on March 15,2021

MANIK DAS Appellant
VERSUS
Babul Debnath Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. D.K. Daschoudhury, learned counsel appearing for the appellants. None appears for the respondents.
(2.) Mr. D.K. Daschoudhury, learned counsel has urged to formulate an additional substantial question of law.
(3.) After hearing Mr. Daschoudury, learned counsel, in my opinion also, the following additional substantial question of law should be formulated, and, it is formulated thus: 'Whether the learned Civil Judge, Junior Division, Sabroom, South Tripura has got pecuniary jurisdiction to try the suit in view of his finding that 'However it is an admitted fact by the plaintiff that the suit land is 5 kanis 9 gandas and the rate of the suit land as per exhibit 3 is fifty five thousand per kani. It is trite that there is a presumption towards jurisdiction and the said can be corrected by paying the remaining court fees in view of the provisions of the court fees act.' ;


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