A T RICKETTS, MANAGER OF PACHETE ENCUMBERED ESTATE Vs. RAMESWAR MALIA
LAWS(PVC)-1900-8-23
PRIVY COUNCIL
Decided on August 02,1900

A T RICKETTS Appellant
VERSUS
RAMESWAR MALIA Respondents

JUDGEMENT

Rampini and Pratt, JJ - (1.) This is an appeal against a decision of the Subordinate Judge of Burdwan, dated the 23rd of June 1898.
(2.) The suit is one for arrears of road and public works cesses. The plaintiff states that the amount of cesses due per annum from the defendants is Rs. 28. The defendants say that the sum they are liable to pay on this account is Rs. 5-9 1/2 annas only.
(3.) The Subordinate Judge has given effect to the contention of the defendants. He says that in two previous suits the plaintiff had recovered cesses from the defendants at the rate of Rs. 5-9 1/2 annas, and that, therefore, the plaintiff is not entitled to recover cesses at a higher rate than Rs. 5-9 1/2 annas which has hitherto been decreed and realized on behalf of the plaintiffs.;


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