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Marwadi Vannaji (Deceased) and ors. Vs. D.H. Ranga Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1937Mad446; (1937)1MLJ384
AppellantMarwadi Vannaji (Deceased) and ors.
RespondentD.H. Ranga Rao and ors.
Excerpt:
- order7. as the second appeal has been allowed the direction in the lower appellate court's decree that the plaintiff should pay a portion of the court-fee payable on the memorandum of appeal to that court should be omitted and a direction to the effect that the whole court-fee payable to government on the memorandum of appeal to the lower appellat court should be paid by the fourth defendant should be substituted.8. leave to appeal is granted.
Judgment:
ORDER

7. As the second appeal has been allowed the direction in the lower appellate Court's decree that the plaintiff should pay a portion of the Court-fee payable on the memorandum of appeal to that Court should be omitted and a direction to the effect that the whole court-fee payable to Government on the memorandum of appeal to the lower appellat Court should be paid by the fourth defendant should be substituted.

8. Leave to appeal is granted.


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