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The Secretary of State for India in Council, Represented by the Collector of North Arcot Vs. M.A.C. Arunachala Mudaliar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1939)2MLJ23
AppellantThe Secretary of State for India in Council, Represented by the Collector of North Arcot
RespondentM.A.C. Arunachala Mudaliar and ors.
Excerpt:
- order21. it is now brought to our notice that before the hearing the guardian of minors 5 and 6 was dead. adjourned one month to appoint a guardian for the minors. the drawing up of the decree will be postponed in the meanwhile.22. these appeals having been posted for orders again this day, the court made the following.
Judgment:
ORDER

21. It is now brought to our notice that before the hearing the guardian of minors 5 and 6 was dead. Adjourned one month to appoint a guardian for the minors. The drawing up of the decree will be postponed in the meanwhile.

22. These appeals having been posted for orders again this day, the Court made the following.


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