BARLOW Vs. CHUNNI LALL NEOGHI
LAWS(PVC)-1901-1-9
PRIVY COUNCIL
Decided on January 03,1901

BARLOW Appellant
VERSUS
CHUNNI LALL NEOGHI Respondents

JUDGEMENT

Stanley, J - (1.) ACCOUNT sales were furnished to one partner and no objection was ever made to them. As has been pointed out by Counsel account sales are prima facie evidence of the amount realised in the foreign market by the sale of the goods. If it were not so, it would be impossible to carry on mercantile transactions with merchants in distant parts.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.