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Audipuranam Pillay Vs. Gopalasamy Mudaly and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1908)18MLJ259
AppellantAudipuranam Pillay
RespondentGopalasamy Mudaly and ors.
Excerpt:
- order1. the parties have not arrived at an agreement and we heard argument again as to the amount to be awarded as interest. we think, on consideration, that the usual court rate of 6 per cent, should be allowed as interest on the principal from the date fixed for payment in the decree as the 16th june 1906 to the date of payment into court, namely the 17th november 1906 and 6 per cent, on that sum from the 17th november to the date of payment. parties will pay and receive proportionate costs throughout.2. there will be no costs in c.m.a. no, 26 which is dismissed in consequence of the decision in c.m.a. no. 25. in c.m.a. no. 25 costs will be calculated on the amount of the claim rs. 30,000.
Judgment:
ORDER

1. The parties have not arrived at an agreement and we heard argument again as to the amount to be awarded as interest. We think, on consideration, that the usual Court rate of 6 per cent, should be allowed as interest on the principal from the date fixed for payment in the decree as the 16th June 1906 to the date of payment into Court, namely the 17th November 1906 and 6 per cent, on that sum from the 17th November to the date of payment. Parties will pay and receive proportionate costs throughout.

2. There will be no costs in C.M.A. No, 26 which is dismissed in consequence of the decision in C.M.A. No. 25. In C.M.A. No. 25 costs will be calculated on the amount of the claim Rs. 30,000.


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