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Kannan Nambiar Vs. Anantan Nambiar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1906)ILR29Mad124
AppellantKannan Nambiar
RespondentAnantan Nambiar and ors.
Cases ReferredHari Kamayya v. Hari Venkayya I.L.R.
Excerpt:
jurisdiction - subsequent extension of powers will not apply to a suit previously instituted. - 1. when the suits were instituted in the badagara court, they were rightly instituted there as original suits and under the ruling at hari kamayya v. hari venkayya i.l.r. 26 mad. 212 referred to by the district judge they remained for trial as original suits the district munsif of tellicherry will therefore place them on his file and dispose of them as such.
Judgment:

1. When the suits were instituted in the Badagara Court, they were rightly instituted there as original suits and under the ruling at Hari Kamayya v. Hari Venkayya I.L.R. 26 Mad. 212 referred to by the District Judge they remained for trial as original suits the District Munsif of Tellicherry will therefore place them on his file and dispose of them as such.


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