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Ramasami Chetti Vs. Angappa Chetti and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad220
AppellantRamasami Chetti
RespondentAngappa Chetti and anr.
Excerpt:
regulation iv of 1816, section 30 - village munsif--jurisdiction--decree--execution--immoveable property, attachment and sale of. - charles a. turner, kt., c.j.1. we are not prepared to hold that the construction placed on the act by mr. forster webster is incorrect. the term 'property' without qualification applies to property of all kinds.2. the district court will be informed accordingly.
Judgment:

Charles A. Turner, Kt., C.J.

1. We are not prepared to hold that the construction placed on the Act by Mr. Forster Webster is incorrect. The term 'property' without qualification applies to property of all kinds.

2. The District Court will be informed accordingly.


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