SOURINDRA MOHUN TAGORE Vs. SIROMONI DEBI
LAWS(PVC)-1900-8-30
PRIVY COUNCIL
Decided on August 09,1900

SOURINDRA MOHUN TAGORE Appellant
VERSUS
SIROMONI DEBI Respondents

JUDGEMENT

- (1.) This is an appeal against an order of the Subordinate Judge of Bankura, dated the 26 of September 1899.
(2.) The facts of the case are these. A suit for arrears of rent was brought by one Bishnu Churn Kaviraj, the Manager of the Dhalbhoom encumbered estate, against the defendant, Raja Sir Sourindra Mohun Tagore. During the pendency of the suit the estate in question was released from the management of buBishnu Churn Kaviraj and an order was passed by the Deputy Commissioner directing the proprietor of the property to take over charge of it. The question then arose as to who was to carry on the suit against Raja Sir Sourindra Mohun Tagore. The Ranis of Raja Ram Chunder Deo Dhabal Deb applied to be made plaintiffs under Section 372; and an order was passed to that effect by the Subordinate Judge.
(3.) The defendant, Raja Sourindra Mohun Tagore, now appeals to this Court and contends that the Subordinate Judge was not right in disallowing his objections to the substitution of the Ranis as plaintiffs in the suit.;


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