NEEL COMUL MOOKERJEE Vs. BIPRO DASS MOOKERJEE
LAWS(PVC)-1901-6-6
PRIVY COUNCIL
Decided on June 03,1901

NEEL COMUL MOOKERJEE Appellant
VERSUS
BIPRO DASS MOOKERJEE Respondents

JUDGEMENT

Harington, J - (1.) This is a suit in which Neel Comul Mookerjee, Naro Nath Mukerjee and Golab Roy Poddar who carry on business in co-partnership as merchants under the style and firm of N. Mookerjee and Son, sue one Bipro Dass Mookerjee and Rakhal Dass Mookerjee on a bond executed by these two defendants, the condition of which was that Bipro Dass Mookerjee should faithfully discharge the duties of his employment.
(2.) The defendants take an objection by way of demurrer to the plaintiffs claim and say that, admitting all the allegations in the plaint to be true, no cause of action is shewn to exist against these two defendants in favour of the plaintiffs.
(3.) The plaint alleges that, previous to July 1895, Bipro Dass Mookerjee was employed by the plaintiff Neel Comul Mookerjee in his then firm of Neel Comul Mookerjee as a Sircar and Mohurir, and that in July 1895 Bipro Dass Mookerjee was appointed by the said firm as its cash-keeper.;


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