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Madabhushi Seshacharlu Vs. Singara Seshaya - Court Judgment

LegalCrystal Citation
SubjectLimitation;Civil
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad55
AppellantMadabhushi Seshacharlu
RespondentSingara Seshaya
Excerpt:
limitation act, section 20 - part-payment of principal--endorsement--handwriting of payer--marksman. - charles a. turner, kt., c.j.1. we consider that signature by a mark would be, under the circumstances, a sufficient compliance with the act.2. we set aside the decree dismissing the suit and direct the lower appellate court to re-hear the appeal.3. the costs of this application will abide and follow the result.
Judgment:

Charles A. Turner, Kt., C.J.

1. We consider that signature by a mark would be, under the circumstances, a sufficient compliance with the Act.

2. We set aside the decree dismissing the suit and direct the Lower Appellate Court to re-hear the appeal.

3. The costs of this application will abide and follow the result.


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