Skip to content


Ramakisoor Doss Vs. Sreerangacharlu and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1898)8MLJ74
AppellantRamakisoor Doss
RespondentSreerangacharlu and anr.
Cases Referred(Jogodindro Nath v. Sarut Sunduri Debi
Excerpt:
- 1. the order of the district judge as to costs is not a 'decree' within the definition of that word in section 2, civil procedure code, nor is the order one of those enumerated in section 588, civil procedure code, as subject to appeal. no appeal, therefore, lies (jogodindro nath v. sarut sunduri debi, i.l.r. 18 c. 322). we dismiss the petition with costs.
Judgment:

1. The order of the District Judge as to costs is not a 'decree' within the definition of that word in Section 2, Civil Procedure Code, nor is the order one of those enumerated in Section 588, Civil Procedure Code, as subject to appeal. No appeal, therefore, lies (Jogodindro Nath v. Sarut Sunduri Debi, I.L.R. 18 C. 322). We dismiss the petition with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //