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Parasurama Pattar Vs. Veeraraghava Pattar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1897)7MLJ277
AppellantParasurama Pattar
RespondentVeeraraghava Pattar and ors.
Cases ReferredSee Hart v. Tara Prasanna Mukherji I.L.R.
Excerpt:
- 1. on the ground that the assets have not come to the defendants' hands and therefore a refund is not possible, we must hold having regard to the language of 3. 295 of the civil procedure code, that the suit is not maintainable. see hart v. tara prasanna mukherji i.l.r., 11, c., 718 .2. we must dismiss this appeal with costs.
Judgment:

1. On the ground that the assets have not come to the defendants' hands and therefore a refund is not possible, we must hold having regard to the language of 3. 295 of the Civil Procedure Code, that the suit is not maintainable. See Hart v. Tara Prasanna Mukherji I.L.R., 11, C., 718 .

2. We must dismiss this appeal with costs.


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