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Savrimuthu and ors. Vs. Aithurusu Rowthar - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1901)11MLJ428
AppellantSavrimuthu and ors.
RespondentAithurusu Rowthar
Excerpt:
- 1. we are of opinion that a suit for the profits of immoveable property belonging to the plaintiff which have been j wrongfully received by the defendant who dispossessed the plaintiff in execution of a decree afterwards set aside on appeal is not cognizable by a court of small causes.
Judgment:

1. We are of opinion that a suit for the profits of immoveable property belonging to the plaintiff which have been j wrongfully received by the defendant who dispossessed the plaintiff in execution of a decree afterwards set aside on appeal is not cognizable by a Court of Small Causes.


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