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Seshagiri Rau and ors. Vs. Rama Rau and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad448
AppellantSeshagiri Rau and ors.
RespondentRama Rau and anr.
Excerpt:
letters patent, clause 12 - jurisdiction of high court--immoveable property situated outside--moveable property situated within the jurisdiction--leave granted by registrar. - 1. we agree with the learned judge in the construction he has placed on clause 12 of the letters patent. no portion of the immoveable property is situated in madras and therefore leave to sue in the high court could not be granted. the appeal is dismissed with costs.
Judgment:

1. We agree with the learned Judge in the construction he has placed on Clause 12 of the Letters Patent. No portion of the immoveable property is situated in Madras and therefore leave to sue in the High Court could not be granted. The appeal is dismissed with costs.


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