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Ramasami Ayyan Vs. Seshayyangar - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in(1883)ILR6Mad181
AppellantRamasami Ayyan
RespondentSeshayyangar
Excerpt:
limitation act, schedule ii, section 179 - application for execution insufficiently stamped. - charles a. turner, kt., c.j. and muttusami ayyar, j.1. the application is not barred by limitation. the error in affixing an insufficient stamp did not render the application illegal. the order of the judge is set aside and that of the munsif restored with costs in all courts.
Judgment:

Charles A. Turner, Kt., C.J. and Muttusami Ayyar, J.

1. The application is not barred by limitation. The error in affixing an insufficient stamp did not render the application illegal. The order of the Judge is set aside and that of the Munsif restored with costs in all Courts.


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