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Subbaraya Iyen Vs. Padmanabha Vadhyar - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1902)12MLJ63
AppellantSubbaraya Iyen
RespondentPadmanabha Vadhyar
Excerpt:
- 1. there is no direction in the decree that the mortgagee in default of delivering up the title deeds of the property lo the mortgagor should furnish security to the value of the property. the order directing security is, therefore, set aside and the respondent will pay the appellant's costs in this and in the lower appellate court. the appellant's petition will be disposed of according to law.
Judgment:

1. There is no direction in the decree that the mortgagee in default of delivering up the title deeds of the property lo the mortgagor should furnish security to the value of the property. The order directing security is, therefore, set aside and the respondent will pay the appellant's costs in this and in the lower appellate Court. The appellant's petition will be disposed of according to law.


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