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Muttirangotmanakal Bhavathradan Bhattathiripad Vs. Erangot Trikovil Pishareth Rama Pisharoti - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad99
AppellantMuttirangotmanakal Bhavathradan Bhattathiripad
RespondentErangot Trikovil Pishareth Rama Pisharoti
DispositionPetition Dismissed
Excerpt:
limitation act, schedule ii, article 7 - household servant--labourer--suit for wages--temple servant. - kindersley, j.1. we do not think the plaintiff could be considered a household servant or labourer within the meaning of article 7 of the limitation act.2. this petition is dismissed with costs.
Judgment:

Kindersley, J.

1. We do not think the plaintiff could be considered a household servant or labourer within the meaning of Article 7 of the Limitation Act.

2. This petition is dismissed with costs.


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