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Rangachariar Vs. Balaramasami Chetti and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1898)8MLJ53
AppellantRangachariar
RespondentBalaramasami Chetti and ors.
Cases ReferredKunhi v. Seshagiri I.L.R.
Excerpt:
- - 1. we think this case is clearly distinguishable from kunhi v.1. we think this case is clearly distinguishable from kunhi v. seshagiri i.l.r. 5 m. 141 . we cannot see how an application for a list of attached property can be said to be an application to take a step in aid of execution.2. the appeal is allowed, and the district munsif's order restored with all costs.
Judgment:

1. We think this case is clearly distinguishable from Kunhi v. Seshagiri I.L.R. 5 M. 141 . We cannot see how an application for a list of attached property can be said to be an application to take a step in aid of execution.

2. The appeal is allowed, and the District Munsif's order restored with all costs.


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