KISHORI LAL AND ORS. Vs. FIRM LAJJA RAM, RAM SARUP
LAWS(P&H)-1950-9-10
HIGH COURT OF PUNJAB AND HARYANA
Decided on September 27,1950

Kishori Lal And Ors. Appellant
VERSUS
Firm Lajja Ram, Ram Sarup Respondents

JUDGEMENT

Harnam Singh, J. - (1.) IN civil Suit No. 107 of 1947 the trial Court by its order passed on 12 -1 -1948, found that the Civil Courts at Ambala had jurisdiction to try the suit.
(2.) FROM the order passed by the trial Court on 12 -1 -1948, the Defendant firm came to the H.C. in revision, but the revision failed and was dismissed on 23 -3 -1948. On 26 -1 -1948, the trial Court fixed the following issues on merits : (1) Whether the Defendant could sell the goods on 27 -12 -46 under the terms of the agency? O.D. (2) If not, is the Pltf. entitled to any damages and to what amount? O.P. (3) Relief.
(3.) AFTER fixing issues on merits the trial Court adjourned the case to 23 -2 -1948 for scrutiny. No one, however, appeared in tho trial Court on 23 -2 -1948. On 29 -3 -1948, Shri Baru Mal, Manager, Sonepat Trading Company Ltd., Shri Hari Ram munim of the Defendant firm gave evidence for the Defendants and the case was then adjourned to 22 -4 -1948, for the remaining evidence. On the last mentioned date Nand Ram Defendant gave evidence in his own cause and then the Defendant's Counsel closed the case for the Defendant's Plaintiffs' Counsel then requested the Court to exhibit the documents proved or admitted at the trial and the case was adjourned to 27 -4 -1948, for arguments.;


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