BHANUWAR LAL TATAR Vs. AHMED KHAN
LAWS(GAU)-1968-5-7
HIGH COURT OF GAUHATI
Decided on May 31,1968

Bhanuwar Lal Tatar Appellant
VERSUS
AHMED KHAN Respondents

JUDGEMENT

- (1.) This is an appeal against the decision of the learned District Judge, Nowgong, dated 31-5-1968 passed in Money Suit No. 4 of 1968 by which he decreed the plaintiffs' suit on a promissory note for Rs 5,500/-.
(2.) The plaintiffs are Afgan Nationals residing in Nowgong town and doing Money lending business. Their case was that the defendant Bhanwarilal Tatar borrowed Rs. 5000/- from them on 9-3-1965 executing a promissory note in their favour, stipulating to repay the same on demand with interest at the rate of 6 pies per rupee, per month. As the defendant did not pay any money in spite of demand they filed the suit for a decree of Rs. 5,500/- including interest at the rate of Rs. 10/- per hundred, per year.
(3.) It may be mentioned here that the plaintiff No. 2 Phata Khan instituted the suit for and on behalf of himself and plaintiff No. 1 Ahmed Khan describing himself as an Attorney of plaintiff No. 1.;


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