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Pichuvayyangar Vs. Seshayyangar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad214
AppellantPichuvayyangar
RespondentSeshayyangar
Excerpt:
civil procedure code - act xiv of 1882, section 206--amendment of decree--power of court of first instance after appeal. - muttusami ayyar and shephard, jj.1. following the ruling of the full bench we dismiss the petition for amendment and cancel the amendment made with reference to it.2. the petitioner is entitled to his costs.
Judgment:

Muttusami Ayyar and Shephard, JJ.

1. Following the ruling of the Full Bench we dismiss the petition for amendment and cancel the amendment made with reference to it.

2. The petitioner is entitled to his costs.


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