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Chakrapani Asari Vs. Narasinga Rau and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad56
AppellantChakrapani Asari
RespondentNarasinga Rau and ors.
Cases ReferredKrishnasami v. Kanakasabai I.L.R.
Excerpt:
civil courts act (madras) - act iii of 1873, section 12--suits valuation act--act vii of 1887, section 8--suit for share of undivided property. - 1. in our opinion the subordinate judge is right in his conclusion see also krishnasami v. kanakasabai i.l.r. 14 mad. 183. furthermore under the 8th section of the suits valuation act of 1887 it is clear that the suit is within the jurisdiction of the district munsif. costs to be costs in the suit.
Judgment:

1. In our opinion the Subordinate Judge is right in his conclusion see also Krishnasami v. Kanakasabai I.L.R. 14 Mad. 183. Furthermore under the 8th Section of the Suits Valuation Act of 1887 it is clear that the suit is within the jurisdiction of the District Munsif. Costs to be costs in the suit.


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