IN RE: IN THE GOODS OF BHUGGOBUTTY DASI Vs. STATE
LAWS(PVC)-1900-3-28
PRIVY COUNCIL
Decided on March 27,1900

IN RE: IN THE GOODS OF BHUGGOBUTTY DASI Appellant
VERSUS
Respondents

JUDGEMENT

Ameer Ali, J - (1.) On the 8 of May 1899 Prosonnomoyi Dasi applied for probate in respect of the will of a Hindu lady name Bhuggobutty, There were various proceedings anterior to that application, but it is not necessary to refer to them for the purposes of the present judgment It is enough to state that upon Prosonnomoyi applying, as aforesaid, two persons named Adhore Chunder Dutt and Gopal Chunder Dutt entered a caveator against the grant of probate.
(2.) The case was, accordingly, set down as a contentious cause and came on for hearing on the 8 of February last. The trial lasted over a considerable number of days, and the propounder's witnesses were cross-examined at enormous length, no detail was left unquestioned, and every single matter open to attack or criticism was subjected to a searching cross-examination.
(3.) On the 23 of February Akhoy Kumar Mitter, attorney for the caveator, Gopal Chunder Dutt (his brother Adhore having died previously), was examined, and his cross-examination had proceeded to a certain extent when the case was adjourned.;


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