Skip to content


Puthia Veetil Moidu Vs. Irakkatt Karnavan Raman Nayar (Dead) and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1920)39MLJ572
AppellantPuthia Veetil Moidu
Respondentirakkatt Karnavan Raman Nayar (Dead) and ors.
Excerpt:
- 1. the only question is whether a decree holder can plead his application for copy of decree as an application to the court 'to take some step-in-aid of execution.' we agree with the district judge that it cannot be so treated. there is no necessary connection between obtaining a copy and utilising it for the purpose of execution ; and we do not think it can be said that the court, in granting the copy takes any step in-aid of execution.2. this appeal is dismissed.
Judgment:

1. The only question is whether a decree holder can plead his application for copy of decree as an application to the Court 'to take some step-in-aid of execution.' We agree with the District Judge that it cannot be so treated. There is no necessary connection between obtaining a copy and utilising it for the purpose of execution ; and we do not think it can be said that the Court, in granting the copy takes any step in-aid of execution.

2. This appeal is dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //