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Anna Pillai Vs. Thangathammal - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad78
AppellantAnna Pillai
RespondentThangathammal
Excerpt:
transfer of property act - act iv of 1882, sections 88, 99--form of decree. - 1. the decree was not so formal as it should have been under the transfer of property act. this is no doubt due to the fact that that act had only just come into force at the time when the decree was passed. the decree is in reality a decree for sale. there is nothing to show that the property to be sold is not liable to the debt.2. the appeal is dismissed under section 551, code of civil procedure.
Judgment:

1. The decree was not so formal as it should have been under the Transfer of Property Act. This is no doubt due to the fact that that Act had only just come into force at the time when the decree was passed. The decree is in reality a decree for sale. There is nothing to show that the property to be sold is not liable to the debt.

2. The appeal is dismissed under Section 551, Code of Civil Procedure.


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