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Kailasanatha Vs. Tiruvengada - Court Judgment

LegalCrystal Citation
SubjectTenancy;Civil
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad420
AppellantKailasanatha
RespondentTiruvengada
Excerpt:
regulation vii of 1828 - power of collector to transfer suits under the rent recovery act. - 1. we consider the collector of a district is, under regulation vii of 1828, competent to transfer suits under the rent recovery act filed before an assistant collector in his district to the file of any other assistant collector in the same district. it appears that the judge is mistaken in supposing that the case had been partly heard. we must set aside the order of the judge, and direct that the appeal be heard.2. the costs of the appeal will abide and follow the result.
Judgment:

1. We consider the Collector of a district is, under Regulation VII of 1828, competent to transfer suits under the Rent Recovery Act filed before an Assistant Collector in his district to the file of any other Assistant Collector in the same district. It appears that the Judge is mistaken in supposing that the case had been partly heard. We must set aside the order of the Judge, and direct that the appeal be heard.

2. The costs of the appeal will abide and follow the result.


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