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Maramittath Narayanan Nambudri Vs. Mayilkakhodath Narayanan Nambudri - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1896)6MLJ499
AppellantMaramittath Narayanan Nambudri
RespondentMayilkakhodath Narayanan Nambudri
Excerpt:
- orderparker, j.1. the transmission of the money order was not in itself a tender, and the post office peon was not the agent of the judgment-creditor. it is no doubt a hard case, but the order of the district munsif was right. the order of the district judge must be set aside and that of the district munsif restored. the appellant is entitled to his costs throughout.
Judgment:
ORDER

Parker, J.

1. The transmission of the money order was not in itself a tender, and the post office peon was not the agent of the judgment-creditor. It is no doubt a hard case, but the order of the District Munsif was right. The order of the District Judge must be set aside and that of the District Munsif restored. The appellant is entitled to his costs throughout.


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