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Srinivasa Raghava Ayyangar Vs. Pichaikaran and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1906)ILR29Mad184
AppellantSrinivasa Raghava Ayyangar
RespondentPichaikaran and ors.
Excerpt:
provincial small cause courts act ix of 1887, schedule ii, article 31 - suit for rent. - 1. we are of opinion that 'the suit is substantially one for rent and does not fall within article 31 of the second schedule, provincial small cause courts act, and the small cause court has jurisdiction.2. the subordinate judge of kumbakonam will therefore receive the plaint on his file and dispose of it according to law.
Judgment:

1. We are of opinion that 'the suit is substantially one for rent and does not fall within Article 31 of the second schedule, Provincial Small Cause Courts Act, and the Small Cause Court has jurisdiction.

2. The Subordinate Judge of Kumbakonam will therefore receive the plaint on his file and dispose of it according to law.


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