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Venkataramana Bhatta Vs. Badarayan Bhatta and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1901)11MLJ433
AppellantVenkataramana Bhatta
RespondentBadarayan Bhatta and ors.
Cases ReferredDistrict Judge. Kumarasami Reddiar v. Subbaraya Reddiar I.L.R.
Excerpt:
- 1. the district judge was not authorized to transfer to the subordinate judge the appeal which had been part-heard by the district judge. kumarasami reddiar v. subbaraya reddiar i.l.r. 23 m. 314.2. we must therefore reverse the decree of the subordinate judge and remand the appeal to the district judge for hearing and disposal according to law. costs will follow the result.
Judgment:

1. The District Judge was not authorized to transfer to the Subordinate Judge the appeal which had been part-heard by the District Judge. Kumarasami Reddiar v. Subbaraya Reddiar I.L.R. 23 M. 314.

2. We must therefore reverse the decree of the Subordinate Judge and remand the appeal to the District Judge for hearing and disposal according to law. Costs will follow the result.


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