ISWAR CHANDRA MOHANTY Vs. RAMNIK LAL
LAWS(ORI)-1978-2-2
HIGH COURT OF ORISSA
Decided on February 20,1978

ISWAR CHANDRA MOHANTY Appellant
VERSUS
RAMNIK LAL Respondents

JUDGEMENT

- (1.) The defendant has preferred this appeal against the reversing decision of the court below. The plaintiffs suit is for recovery of Rs. 1900/- from the defendant.
(2.) According to the plaintiff, the defendant was in friendly relation with the plaintiff, On 10-8-68 the defendant, being in need of money, approached the plaintiff to give him Rs. 1900/- on loan promising to repay that amount within two months. The plaintiff gave that amount to the defendant as requested, and the defendant executed the receipt Ext. 1 in favour of the plaintiff on receiving the said amount. But as he did not repay the amount as promised the plaintiff instituted this suit.
(3.) The defendant's case is that he did not take the aforesaid amount from the plaintiff, nor did he execute any receipt in favour of the plaintiff acknowledging payment of the said amount to him by the plaintiff.;


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