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Joseph Armugam Pillai Vs. Muruga Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.283
AppellantJoseph Armugam Pillai
RespondentMuruga Pillai
Cases Referred and Tika Ram v. Shama Charan
Excerpt:
civil procedure code (act xiv of 1882), section 88, clause 28 - remand of case by appellate court on questions of fact--appeal to high court against the order of remand--whether high court am entertain questions of fact. - 1. we follow venganna aiyar v. ramaswami aiyar 19 m.k 422; gauri shankar v. karima bibi 15 a.n 413 and tika ram v. shama charan 20 a.k 42 and hold that we are bound to accept the district judge's findings of fact. there is no question of law. the appeals are dismissed with costs.
Judgment:

1. We follow Venganna Aiyar v. Ramaswami Aiyar 19 M.k 422; Gauri Shankar v. Karima Bibi 15 A.n 413 and Tika Ram v. Shama Charan 20 A.k 42 and hold that we are bound to accept the District Judge's findings of fact. There is no question of law. The appeals are dismissed with costs.


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