Skip to content


In Re: the Debts and Securities of the Late G.A. Kuppuswami Nayagar (Deceased) K. Kesava Nayagar - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1930)59MLJ17
AppellantIn Re: the Debts and Securities of the Late G.A. Kuppuswami Nayagar (Deceased) K. Kesava Nayagar
Excerpt:
- 1. having regard to the amendment of the act, we consider that this petition is now maintainable in this court, and order the case to be posted before the learned judge in chambers.2. the government solicitor for the crown.
Judgment:

1. Having regard to the amendment of the Act, we consider that this petition is now maintainable in this Court, and order the case to be posted before the learned Judge in Chambers.

2. The Government Solicitor for the Crown.


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