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N.N.R.M. Lakshmanan Chettiar and ors. Vs. N.N.L. Ramasamy Chettiar (Deceased) and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1938Mad641; (1938)1MLJ616
AppellantN.N.R.M. Lakshmanan Chettiar and ors.
RespondentN.N.L. Ramasamy Chettiar (Deceased) and ors.
Excerpt:
- order10. by consent, rs. 674-10-8 mentioned in paragraph 2 of this statement is substituted for rs. 302-6-0 shown against item 2 in the table. as to the interest, the provision made in the judgment is modified in the manner set out in paragraph 4 of this statement.11. the undertaking of the second respondent by his counsel to indemnify as mentioned in the said paragraph 2 is recorded.
Judgment:
ORDER

10. By consent, Rs. 674-10-8 mentioned in paragraph 2 of this statement is substituted for Rs. 302-6-0 shown against item 2 in the table. As to the interest, the provision made in the judgment is modified in the manner set out in paragraph 4 of this statement.

11. The undertaking of the second respondent by his counsel to indemnify as mentioned in the said paragraph 2 is recorded.


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