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A.R.M.A.L.A. Palaniappa Chettyar Vs. Vencatachala Konan and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.953
AppellantA.R.M.A.L.A. Palaniappa Chettyar
RespondentVencatachala Konan and ors.
Cases ReferredSee Vencatarama Ayyar v. Madalai Ammal
Excerpt:
defendants - respondents letters patent, clause 5--order of a high court judge on a revision petition under section 25 of act ix of 1887--appeal. - 1. no appeal lies. see vencatarama ayyar v. madalai ammal 23 m.k 169 the appeal is dismissed with costs.
Judgment:

1. No appeal lies. See Vencatarama Ayyar v. Madalai Ammal 23 M.k 169 The appeal is dismissed with costs.


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