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Rajah Damaka Kumara Thimma Wayanim Bahadur Varu, Rajah of Kalahasti Vs. P. Rama Rayanimgar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.84
AppellantRajah Damaka Kumara Thimma Wayanim Bahadur Varu, Rajah of Kalahasti
RespondentP. Rama Rayanimgar
Excerpt:
succession certificate act (vii of 1880), section 10 - application for extension of certificate--whether can be made by a person other than the certificate-holder. - munro, j.1. under section 10 of the succession certificate act a district court can only extend a certificate on the application of the holder of the certificate. the district judge had, therefore, no jurisdiction to grant extension to a parson not the holder of a certificate. this order is, therefore, set aside with costs in both courts.
Judgment:

Munro, J.

1. Under Section 10 of the Succession Certificate Act a District Court can only extend a certificate on the application of the holder of the certificate. The District Judge had, therefore, no jurisdiction to grant extension to a parson not the holder of a certificate. This order is, therefore, set aside with costs in both Courts.


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