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Pitta Balaramanaidu and ors. Vs. Pitta Sangannaidu and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1922)42MLJ184
AppellantPitta Balaramanaidu and ors.
RespondentPitta Sangannaidu and ors.
Excerpt:
- 1. these appeals must be treated as appeals against a final decree under order 20, rule 12(2) of the code of civil procedure and an advalorem court fee must be charged under article 1 of schedule 1 of the court fees act, calculated on the amount of mesne profits in dispute.
Judgment:

1. These Appeals must be treated as appeals against a final decree under Order 20, Rule 12(2) of the Code of Civil Procedure and an advalorem Court Fee must be charged under Article 1 of Schedule 1 of the Court Fees Act, calculated on the amount of mesne profits in dispute.


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