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Balide Kamayya and ors. Vs. Pragada Papayya and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1917)32MLJ477
AppellantBalide Kamayya and ors.
RespondentPragada Papayya and anr.
Excerpt:
- order1. we agree with the learned judges who made the reference that it is open to an appellate court in proper cases when reversing the decree of the lower court to give the plaintiff leave to withdraw the suit with liberty to file a fresh suit.
Judgment:
ORDER

1. We agree with the learned Judges who made the reference that it is open to an Appellate Court in proper cases when reversing the decree of the lower Court to give the plaintiff leave to withdraw the suit with liberty to file a fresh suit.


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