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Ahamed Kutti Vs. Raman Nambudri - Court Judgment

LegalCrystal Citation
SubjectProperty;Limitation
CourtChennai
Decided On
Judge
Reported in(1902)ILR25Mad99
AppellantAhamed Kutti
RespondentRaman Nambudri
Excerpt:
limitation act - act xv of 1877, schedule ii, article 134--inapplicability to case of involuntary sale. - davies and bhashyam ayyangar, jj.1. following the decision of the full bench on the question referred to it, this second appeal is dismissed with costs.
Judgment:

Davies and Bhashyam Ayyangar, JJ.

1. Following the decision of the Full Bench on the question referred to it, this second appeal is dismissed with costs.


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