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Pakkiri Kanni Vs. Haji Mohammad Manjoor Saheb by Agent Habibulla Saheb - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1924Mad124; 75Ind.Cas.334; (1923)45MLJ321
AppellantPakkiri Kanni
RespondentHaji Mohammad Manjoor Saheb by Agent Habibulla Saheb
Excerpt:
- order1. it is pointed out to us that the additional sub-court of tanjore, from which this appeal came has been abolished in consequence of the bifurcation of the district into tanjore east and tanjore west for judicial purposes and that therefore our order of remand to the lower appellate court requires explanation. so far as we can ascertain, the district court of tanjore east now exercises appellate jurisdiction over tiruthuraipundi district munsif's court to which this case belongs. the remand must therefore be to the district court of tanjore east, and our orders must be read accordingly.
Judgment:
ORDER

1. It is pointed out to us that the additional Sub-Court of Tanjore, from which this appeal came has been abolished in consequence of the bifurcation of the district into Tanjore East and Tanjore West for judicial purposes and that therefore our order of remand to the lower appellate Court requires explanation. So far as we can ascertain, the District Court of Tanjore East now exercises appellate jurisdiction over Tiruthuraipundi District Munsif's Court to which this case belongs. The remand must therefore be to the District Court of Tanjore East, and our orders must be read accordingly.


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