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C. Ahamad Haji Vs. Mayan and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Civil
CourtChennai
Decided On
Reported inAIR1930Mad65; (1929)57MLJ789
AppellantC. Ahamad Haji
RespondentMayan and ors.
Excerpt:
- order11. the 6th defendant alone has filed this appeal. but under order 41, rule 4, civil procedure code, defendants 12 to 17 (respondents 4 to 9) are entitled to teh benefit of our judgment. the decree of the district munsif in favour of the 6th defendant and defentants 12 to 17 is restored. the result is, the appeal is allowed with costs of the appellant in this and the lower appellate court.
Judgment:
ORDER

11. The 6th defendant alone has filed this appeal. But under Order 41, Rule 4, Civil Procedure Code, defendants 12 to 17 (respondents 4 to 9) are entitled to teh benefit of our judgment. The decree of the District Munsif in favour of the 6th defendant and defentants 12 to 17 is restored. The result is, the appeal is allowed with costs of the appellant in this and the Lower Appellate Court.


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