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In Re: Reference Under Court Fees Act, Section 5 - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1894)4MLJ22
AppellantIn Re: Reference Under Court Fees Act, Section 5
Excerpt:
- 1. the appeal is capable of being valued and it is for the appellants under section 7, clause iv,(f), of the court fees act to say what the value is.
Judgment:

1. The appeal is capable of being valued and it is for the appellants under Section 7, Clause IV,(f), of the Court Fees Act to say what the value is.


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