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In Re: Sub-divisional Magistrate and 2nd Grade Pleader - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1910)20MLJ498
AppellantIn Re: Sub-divisional Magistrate and 2nd Grade Pleader
Excerpt:
- order1. we are of opinion that in this case we are not called upon to make any order under the legal practitioners' act.
Judgment:
ORDER

1. We are of opinion that in this case we are not called upon to make any order under the Legal Practitioners' Act.


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