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Daivanayagam Pillai Vs. Rangasami Ayyar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad29
AppellantDaivanayagam Pillai
RespondentRangasami Ayyar
Excerpt:
civil procedure code - act xiv of 1882 sections 2, 244, 311, 588--order refusing to set aside a court-sale--second appeal. - 1. we agree with the learned judge that there is no second appeal.2. the appeal is dismissed with costs.
Judgment:

1. We agree with the learned Judge that there is no second appeal.

2. The appeal is dismissed with costs.


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