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In Re: Ari Chetty - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1903)13MLJ271
AppellantIn Re: Ari Chetty
Excerpt:
- 1. the notification which authorized the adjournment of the court for the vacation makes provision only for the receipt of certain papers and the grant of copies of documents on certain days during the vacation.2. the court must be regarded as closed for other purposes. the payments therefore made on the first day after the vacation must be regarded as made in time.
Judgment:

1. The notification which authorized the adjournment of the Court for the vacation makes provision only for the receipt of certain papers and the grant of copies of documents on certain days during the vacation.

2. The Court must be regarded as closed for other purposes. The payments therefore made on the first day after the vacation must be regarded as made in time.


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