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Zamindar of Vallur and Gudur Vs. Adinarayudu - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad445
AppellantZamindar of Vallur and Gudur
RespondentAdinarayudu
Excerpt:
civil procedure code, section 649 - provincial small cause courts act--act ix of 1s87, section 35 (i)--withdrawal of powers--civil courts act--act iii of 1873 (madras), section 28. - 1. as regards suits tried by the munsif under the extended small cause jurisdiction, which is now withdrawn, we are of opinion that execution proceedings in such suits must be had in that court in which the jurisdiction now vests, that is, the subordinate judge's court.
Judgment:

1. As regards suits tried by the Munsif under the extended small cause jurisdiction, which is now withdrawn, we are of opinion that execution proceedings in such suits must be had in that Court in which the jurisdiction now vests, that is, the Subordinate Judge's Court.


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