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Venkatamma Vs. Chengalrayappa - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad556
AppellantVenkatamma
RespondentChengalrayappa
Cases ReferredNanuk Pershad v. Lalla Nitya Lall I.L.R.
Excerpt:
act xxvii of 1860 - certificate granted--cancellation--power of district court. - .....code of civil procedure.3. in our judgment an appeal lay under the general provisions of the procedure code, and, treating this as an appeal, we set aside the order of the judge and direct the respondent to bear the appellant's.....
Judgment:

Charles A. Turner, Kt., C.J. and Hutchins, J.

1. We agree with the High Court of Calcutta in Nanuk Pershad v. Lalla Nitya Lall I.L.R. 6 Cal. 40 that the Act XXVII of 1860 gives the Judge no power to cancel the certificate, though, with all respect for the learned Judges who heard that case, we cannot convince ourselves that the Judge would have power, independently of the Act, to cancel the certificate, otherwise than on review. The question then arises whether we can entertain an appeal from the order.

2. It appears that the application was presented as an appeal, but that the learned Judge, who admitted it, directed that it should be amended and received as an application under Section 622 of the Code of Civil Procedure.

3. In our judgment an appeal lay under the general provisions of the Procedure Code, and, treating this as an appeal, we set aside the order of the Judge and direct the respondent to bear the appellant's costs.


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