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Bhujanga Rao Vs. Venkanna and anr. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Judge
Reported in(1901)ILR24Mad558
AppellantBhujanga Rao
RespondentVenkanna and anr.
Excerpt:
rent recovery act (madras) - act viii of 1865, section 69--delay in presenting appeal--power of court to excuse--limitation. - 1. having regard to the express language of section 69 of the rent recovery act, we cannot say that the judge was at liberty to excuse the delay in presenting the appeal. if he could have done so, we should have difficulty in holding that the affidavit disclosed sufficient grounds.2. we dismiss this appeal with costs.
Judgment:

1. Having regard to the express language of Section 69 of the Rent Recovery Act, we cannot say that the Judge was at liberty to excuse the delay in presenting the appeal. If he could have done so, we should have difficulty in holding that the affidavit disclosed sufficient grounds.

2. We dismiss this appeal with costs.


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