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Kikkara Appadu, Minor by His Mother and Guardian Papa Vs. Datti Kamayya and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1906)16MLJ474
AppellantKikkara Appadu, Minor by His Mother and Guardian Papa
RespondentDatti Kamayya and anr.
Cases ReferredChintamallayya v. Thadi Ganjireddi I.L.R.
Excerpt:
- 1. following the decision in chintamallayya v. thadi ganjireddi i.l.r. 22(1896) m. 89, we must hold that the district munsif had jurisdiction to determine as to the genuineness and validity of the award. we accordingly set aside the decree of the district judge and direct him to retake the appeal on his file and dispose of it according to law. costs in this court will be provided for in his final decree.
Judgment:

1. Following the decision in Chintamallayya v. Thadi Ganjireddi I.L.R. 22(1896) M. 89, we must hold that the District Munsif had jurisdiction to determine as to the genuineness and validity of the award. We accordingly set aside the decree of the District Judge and direct him to retake the appeal on his file and dispose of it according to law. Costs in this Court will be provided for in his final decree.


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