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Sheshama Nayani Vs. District Forest Settlement Officer of North Arcot for the Secretary of State for India - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1897)7MLJ83
AppellantSheshama Nayani
RespondentDistrict Forest Settlement Officer of North Arcot for the Secretary of State for India
Excerpt:
- 1. we are of opinion that on the allegations in the affidavit, which are uncontradicted, the appeal ought to be re admitted and disposed of according to law and we direct that this be now done. inasmuch as some collectors hold office in the building where the correspondence branch of the office is located, and some at the collector's own house which is some half mile away from the former building, notices to appear before the collector when acting in a judiecial capacity should specify at which building he will sit.2. costs in this appeal will follow the result.
Judgment:

1. We are of opinion that on the allegations in the affidavit, which are uncontradicted, the appeal ought to be re admitted and disposed of according to law and we direct that this be now done. Inasmuch as some Collectors hold office in the building where the correspondence branch of the office is located, and some at the Collector's own house which is some half mile away from the former building, notices to appear before the Collector when acting in a judiecial capacity should specify at which building he will sit.

2. Costs in this appeal will follow the result.


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