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Krishna Vijaya Puchaya Naicker Vs. Marudanayagam Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad135
AppellantKrishna Vijaya Puchaya Naicker
RespondentMarudanayagam Pillai
Excerpt:
civil procedure code, section 39 - pleader retained by a collector as agent of court of wards--validity of vakalat after the collector's death. - 1. the pleader is really retained by the court of wards. we do not think any fresh vakalat is necessary.
Judgment:

1. The Pleader is really retained by the Court of Wards. We do not think any fresh vakalat is necessary.


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