SRISH CHANDRA CHATTERJEE Vs. SANKALPARANI MANDAL
LAWS(CAL)-1970-5-10
HIGH COURT OF CALCUTTA
Decided on May 27,1970

SRISH CHANDRA CHATTERJEE Appellant
VERSUS
SANKALPARANI MANDAL Respondents

JUDGEMENT

- (1.) THIS is an application for an injunction to restrain the execution of a decree for eviction, passed against the petitioner by the learned trial Judge on april 10, 1963, and affirmed on appeal to this Court by our learned brother, chittatosh Mookerjee, J. , on January 8, 1970.
(2.) OUR learned brother gave time to the petitioner to vacate the disputed, premises till the end of April, 1970, in the first instance, to be enlarged up to the last day of December, 1970, if the required undertaking was filed.
(3.) THE petitioner applied for leave, under Clause 15 of the Letters Patent, to appeal against the above judgment of this Court. That application was made on March 4, 1970, and leave was granted on April 8, 1970.;


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