MOHENDRA NATH SARKAR Vs. BISWANATH HALDAR
LAWS(PVC)-1901-12-33
PRIVY COUNCIL
Decided on December 13,1901

MOHENDRA NATH SARKAR Appellant
VERSUS
BISWANATH HALDAR Respondents

JUDGEMENT

Rampini and Pratt, JJ - (1.) This is an appeal against a decision of the Subordinate Judge of the 24- Pergunnas, dated the 22 February, 1900.
(2.) The suit out of which the appeal arises is brought by the plaintiff for ejectment of his under-raiyat, the defendant, after service of notice to quit upon him under Section 49 (B) of the Bengal Tenancy Act.
(3.) The first Court has given the plaintiff a decree.;


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