Skip to content


innassi Muthu Pillai and Thomas Pillai and anr. Vs. Savuthia Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1903)13MLJ136
Appellantinnassi Muthu Pillai and Thomas Pillai and anr.
RespondentSavuthia Pillai
Cases ReferredSavarimuthu v. Aithirusu Rowther I.L.R.
Excerpt:
- 1. this suit was not cognizable by a court of small causes as we take it that the ruling of the full bench in savarimuthu v. aithirusu rowther i.l.r. 25 m. 103 when read with the order of reference therein applies to all suits for the recovery of mesne profits.2. we set aside the decree and direct the district judge in whose jurisdiction the case now is, to return the plaint for presentation to the proper court. the parties will bear their own costs hitherto incurred including the costs of the petitioners.
Judgment:

1. This suit was not cognizable by a Court of Small Causes as we take it that the ruling of the Full Bench in Savarimuthu v. Aithirusu Rowther I.L.R. 25 M. 103 when read with the order of reference therein applies to all suits for the recovery of mesne profits.

2. We set aside the decree and direct the District Judge in whose jurisdiction the case now is, to return the plaint for presentation to the proper Court. The parties will bear their own costs hitherto incurred including the costs of the petitioners.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //