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Kristnama Naicken and ors. Vs. Srinivasavarathachari and anr. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Reported in(1901)11MLJ308
AppellantKristnama Naicken and ors.
RespondentSrinivasavarathachari and anr.
Excerpt:
- 1. we think the district munsif was wrong in holding that an order for payment of money could be made under section 27 of the rent recovery act. but no injustice has been done; the district munsif having jurisdiction to try a suit for the same purpose and it appearing that the defendant raised all the defences which he could have raised in a regular suit we dismiss the petition with costs.
Judgment:

1. We think the District Munsif was wrong in holding that an order for payment of money could be made under Section 27 of the Rent Recovery Act. But no injustice has been done; the District Munsif having jurisdiction to try a suit for the same purpose and it appearing that the defendant raised all the defences which he could have raised in a regular suit we dismiss the petition with costs.


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