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Somyajulu Vs. Surayya and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1897)7MLJ81
AppellantSomyajulu
RespondentSurayya and anr.
Excerpt:
- 1. the requirement of the district munsif is a reasonable one, and within his discretion. we decline to interfere.
Judgment:

1. The requirement of the District Munsif is a reasonable one, and within his discretion. We decline to interfere.


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