RUP CHAND MAHTON Vs. GURDAN SINGH
LAWS(PVC)-1901-11-9
PRIVY COUNCIL
Decided on November 21,1901

RUP CHAND MAHTON Appellant
VERSUS
GURDAN SINGH Respondents

JUDGEMENT

Rampini and Sale, JJ - (1.) These are forty-five appeals against the decision of the Subordinate Judge of Muzaffarpur, dated the 25 of September 1897.
(2.) The suits were brought by the plaintiffs for arrears of rent. The defendants raised various pleas, and denied their liability to pay rent. These pleas were overruled by both the lower Courts. In this Court four of the pleas have been pressed before us, namely, first, that the suits are not maintainable; secondly, that the rent of 1308 is barred; thirdly, that the rent of the four-anna last of 1304 is premature; and fourthly, that the finding as to the rate of rent is not supported by any evidence.
(3.) We think there is no force in any of these contentions.;


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