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Chattoh Govindan Vs. Kunnoth Kunnappu and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtChennai
Decided On
Reported in(1936)71MLJ514
AppellantChattoh Govindan
RespondentKunnoth Kunnappu and ors.
Excerpt:
- order1. with regard to the amount directed to be paid by the respondents to the appellant, the respondents are at liberty to set off rs. 82-5-6 (being the balance of the costs of the two lower courts payable to them by the appellant after giving credit for rs. 25 due to the appellant for costs in c.m.p. no. 876 of 1933 on the file of the high court), and the balance alone need be deposited by the respondents.
Judgment:
ORDER

1. With regard to the amount directed to be paid by the respondents to the appellant, the respondents are at liberty to set off Rs. 82-5-6 (being the balance of the costs of the two lower Courts payable to them by the appellant after giving credit for Rs. 25 due to the appellant for costs in C.M.P. No. 876 of 1933 on the file of the High Court), and the balance alone need be deposited by the respondents.


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