Skip to content


Muttukaruppan Vs. Sellan and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad98
AppellantMuttukaruppan
RespondentSellan and anr.
Excerpt:
civil procedure code, section 586 - provincial small cause courts act--act ix of 1887, section 23--suit transferred to regular side. - 1. the suit was of a nature cognizable by a court of small causes, and did not cease to be so by reason of the court having exercised its discretion under section 23 of the provincial small cause courts act to direct the plaint to be presented to the court on its regular side. this point has been previously decided by this court. no second appeal lies under section 586 of the civil procedure code, and this appeal must be dismissed with costs.
Judgment:

1. The suit was of a nature cognizable by a Court of Small Causes, and did not cease to be so by reason of the Court having exercised its discretion under Section 23 of the Provincial Small Cause Courts Act to direct the plaint to be presented to the Court on its regular side. This point has been previously decided by this Court. No second appeal lies under Section 586 of the Civil Procedure Code, and this appeal must be dismissed with costs.


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