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Venganayyan and ors. Vs. Ramasami Ayyan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad422
AppellantVenganayyan and ors.
RespondentRamasami Ayyan
Excerpt:
civil procedure code, section 588, clause 28 - appeal against order of remand--finding of fact--letters patent, section 15. - 1. no appeal is allowed by law in this case.
Judgment:

1. No appeal is allowed by law in this case.


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