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Lakshmi Ammal Vs. Subramania Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1904)14MLJ103
AppellantLakshmi Ammal
RespondentSubramania Pillai
Excerpt:
- 1. it appears that an application for a sale of property other than that mortgaged was made in 1898 and execution granted after notice to the appellant. in the face of that order the present objection cannot be taken.2. the appeal is dismissed with costs.
Judgment:

1. It appears that an application for a sale of property other than that mortgaged was made in 1898 and execution granted after notice to the appellant. In the face of that order the present objection cannot be taken.

2. The appeal is dismissed with costs.


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