ROYAL INSURANCE COMPANY Vs. AUKHOY COOMAR DUTT
LAWS(PVC)-1901-1-18
PRIVY COUNCIL
Decided on January 08,1901

ROYAL INSURANCE COMPANY Appellant
VERSUS
AUKHOY COOMAR DUTT Respondents

JUDGEMENT

Maclean, C J - (1.) This is a suit against certain Insurance Companies to recover certain sums secured on various Fire Policies.
(2.) On the 18 of April 1899 an order was made in the suit referring it to the Registrar to ascertain the value of the plaintiff's gola at the date of the fire in the pleadings mentioned, and also the amount of rice then in the gola and the value thereof, with other directions.
(3.) The Registrar made his report on the 28 of October 1899. The report was for some reason or other not filed until the 2 March, 1900. On the 9 of March the defendants solicitors were informed of the filing of the report. On the 15 of March they filed certain objections to that report. They did not, with those objections, serve any notice of motion to discharge or vary the report.;


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