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Tadapalli Bapa1ya and ors. Vs. Putti Kottaya and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.940
AppellantTadapalli Bapa1ya and ors.
RespondentPutti Kottaya and anr.
Excerpt:
civil procedure code (act xiv of 1882), section 230 - execution of decree--order on, execution petition proceedings closed--subsequent application within twelve years of that date--limitation. - 1. we agree with the district judge. the application of 1904 was within 12 years and that application was never dismissed, the order on it being merely 'proceedings closed'. the appeal is dismissed with costs.
Judgment:

1. We agree with the District Judge. The application of 1904 was within 12 years and that application was never dismissed, the order on it being merely 'proceedings closed'. The appeal is dismissed with costs.


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