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Chinnammal and ors. Vs. Athinatha Lyengar and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1900)10MLJ228
AppellantChinnammal and ors.
RespondentAthinatha Lyengar and anr.
Cases ReferredFollowing Tirumal Rao v. Syed Dastaghiri Miyah I.L.R.
Excerpt:
- 1. following tirumal rao v. syed dastaghiri miyah i.l.r. (1898) m. 286 we must hold that the district judge was wrong in the view that section 310-a of the code does not apply to the case. the district judge had no jurisdiction, we must reverse the order.
Judgment:

1. Following Tirumal Rao v. Syed Dastaghiri Miyah I.L.R. (1898) M. 286 we must hold that the District Judge was wrong in the view that Section 310-A of the Code does not apply to the case. The District Judge had no jurisdiction, We must reverse the order.


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