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thesiga Aiyangar Vs. Srinivasa Mudaliar and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Reported in(1900)10MLJ25
Appellantthesiga Aiyangar
RespondentSrinivasa Mudaliar and ors.
Excerpt:
- 1. there was no need for the actual payment of money in order to save the bar by limitation. the transaction embodied in the endorsement was intended to operate as a payment. we. must set aside the decree of the district munsif and direct him to restore the case to his file and dispose of it according to law. costs will abide and follow the result.
Judgment:

1. There was no need for the actual payment of money in order to save the bar by limitation. The transaction embodied in the endorsement was intended to operate as a payment. We. must set aside the decree of the District Munsif and direct him to restore the case to his file and dispose of it according to law. Costs will abide and follow the result.


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