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Sreeman Sadagopa Srinivasa Swami, Alias Vangipuram Rangachariar Vs. K. Ramanuja Chariar and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1895)5MLJ75
AppellantSreeman Sadagopa Srinivasa Swami, Alias Vangipuram Rangachariar
RespondentK. Ramanuja Chariar and anr.
Cases ReferredSee Motilal Kashibhai v. Nana I.L.R.
Excerpt:
- 1. we do not think that section 622, civil procedure code, applies, since, under section 591, the order may be made ground of objection in the appeal against the final decree.2. see motilal kashibhai v. nana i.l.r. 18 b. 35 in which a previous decision of this court has been followed.3. the petition is dismissed with costs.
Judgment:

1. We do not think that Section 622, Civil Procedure Code, applies, since, under Section 591, the order may be made ground of objection in the appeal against the final decree.

2. See Motilal Kashibhai v. Nana I.L.R. 18 B. 35 in which a previous decision of this Court has been followed.

3. The petition is dismissed with costs.


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