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Rachakonda Venkata Veeraraghavayya and anr. Vs. Pinapala Sreenivasa Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtChennai
Decided On
Reported inAIR1945Mad231; (1945)1MLJ288
AppellantRachakonda Venkata Veeraraghavayya and anr.
RespondentPinapala Sreenivasa Rao and ors.
Excerpt:
- order--the suit is to stand dismissed only as regards defendants 2 and 4 who are interested in items 4, 5 and 6; as regards other defendants and other items, the decree of the lower appellate court will have to stand, as they have not preferred any appeal.7. the court-fee must be paid by the plaintiff. (no leave).
Judgment:
ORDER

--The suit is to stand dismissed only as regards defendants 2 and 4 who are interested in items 4, 5 and 6; as regards other defendants and other items, the decree of the lower appellate Court will have to stand, as they have not preferred any appeal.

7. The court-fee must be paid by the plaintiff. (No leave).


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