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Sriramamoorthy Chetty and ors. Vs. Pandara Goundan and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1902)12MLJ117
AppellantSriramamoorthy Chetty and ors.
RespondentPandara Goundan and ors.
Cases ReferredKumaraswami Reddiar v. Subbaraya Reddiar I.L.R.
Excerpt:
- 1. under the ruling in kumaraswami reddiar v. subbaraya reddiar i.l.r. 28 m. 314 the subordinate judge had no jurisdiction to hoar this appeal. his decree is, therefore, set aside and the appeal restored to the file of the district court for disposal according to law. costs of this second appeal will be costs in the cause.
Judgment:

1. Under the ruling in Kumaraswami Reddiar v. Subbaraya Reddiar I.L.R. 28 M. 314 the Subordinate Judge had no jurisdiction to hoar this appeal. His decree is, therefore, set aside and the appeal restored to the file of the District Court for disposal according to law. Costs of this second appeal will be costs in the cause.


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