Skip to content


Lakshmanan Chettiar Vs. Kannammal and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Judge
Reported in(1901)ILR24Mad185
AppellantLakshmanan Chettiar
RespondentKannammal and anr.
Cases ReferredSariatoola Molla v. Raj Kumar Roy I.L.R.
Excerpt:
civil procedure code - act xiv of 1882, sections 235, 274-287--step-in-aid of execution--failure by purchaser to secure possession of property purchased in execution--execution incomplete. - 1. the execution was not complete as long as the purchaser had not secured possession, his application therefore may fairly be called an application to take a step-in-aid of execution sariatoola molla v. raj kumar roy i.l.r. 27 calc. 709. we must reverse the order and remand the case for disposal. the costs of this appeal will abide and follow the result.
Judgment:

1. The execution was not complete as long as the purchaser had not secured possession, His application therefore may fairly be called an application to take a step-in-aid of execution Sariatoola Molla v. Raj Kumar Roy I.L.R. 27 Calc. 709. We must reverse the order and remand the case for disposal. The costs of this appeal will abide and follow the result.


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