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Anakattil Narayana Krishnan Karthavu Vs. Kocheri Pilo Pilo - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1883)ILR6Mad191
AppellantAnakattil Narayana Krishnan Karthavu
RespondentKocheri Pilo Pilo
Excerpt:
small cause court - jurisdiction--suit on foreign judgment. - innes and kernan, jj.1. the subordinate judge of south malabar at cochin refers for our decision the question whether his court has jurisdiction to entertain a suit on a judgment of a court in the native state of cochin.2. the obligation arising out of the duty to obey the judgment of a foreign court is not one of the obligations upon which a suit can be entertained in the small cause court.
Judgment:

Innes and Kernan, JJ.

1. The Subordinate Judge of South Malabar at Cochin refers for our decision the question whether his Court has jurisdiction to entertain a suit on a judgment of a Court in the Native State of Cochin.

2. The obligation arising out of the duty to obey the judgment of a foreign Court is not one of the obligations upon which a suit can be entertained in the Small Cause Court.


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