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Kannan Nambiyar Vs. Anantan Nambiyar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1905)15MLJ491
AppellantKannan Nambiyar
RespondentAnantan Nambiyar and ors.
Cases ReferredHari Kamayya v. Hari Venkayya I.L.R.
Excerpt:
- 1. when the suits were instituted in the badagara court they were rightly instituted there as original suits and under the ruling in hari kamayya v. hari venkayya i.l.r., m. 212 referred to by district judge they remained for trial as original suits. the district munsif of tellicherry will, therefore, place them on his file and dispose of them as such.
Judgment:

1. When the suits were instituted in the Badagara Court they were rightly instituted there as original suits and under the ruling in Hari Kamayya v. Hari Venkayya I.L.R., M. 212 referred to by District Judge they remained for trial as original suits. The District Munsif of Tellicherry will, therefore, place them on his file and dispose of them as such.


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