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Boyamma Vs. Balajee Rau - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad469
AppellantBoyamma
RespondentBalajee Rau
Excerpt:
limitation act - act xv of 1877, section 4--gazetted holiday--computation of time. - 1. we do not think that the fact that the district judge held court on a gazetted holiday is sufficient to disentitle the appellant to regard the day as dies non in calculating the time allowed by law .for presenting an appeal.2. we, therefore, set aside the order of the district judge refusing to admit the appeal and direct him to now admit it and dispose of it according to law. costs will abide and follow the result.
Judgment:

1. We do not think that the fact that the District Judge held Court on a gazetted holiday is sufficient to disentitle the appellant to regard the day as dies non in calculating the time allowed by law .for presenting an appeal.

2. We, therefore, set aside the order of the District Judge refusing to admit the appeal and direct him to now admit it and dispose of it according to law. Costs will abide and follow the result.


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