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Arunachellam Chetti and anr. Vs. Aiyavaiyan and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1898)8MLJ154
AppellantArunachellam Chetti and anr.
RespondentAiyavaiyan and anr.
Excerpt:
- the suit is barred under the full bench ruling. the second appeal is dismissed with costs.
Judgment:

The suit is barred under the Full Bench ruling. The second appeal is dismissed with costs.


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