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Athappa Chetti Vs. Ramakrishna Nayakan. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad51
AppellantAthappa Chetti
RespondentRamakrishna Nayakan.
Cases ReferredCivil Procedure Code Lakshmi v. Kuttunni I.L.R.
Excerpt:
civil procedure code - act xiv of 1882, sections 311, 314--court sale--irregularity--right of holders of other decrees to object. - 1. we agree with the district judge that there were material irregularities in publishing the sale and that these irregularities caused substantial injury to the respondents, who are decree-holders, within the meaning of section 311, civil procedure code lakshmi v. kuttunni i.l.r.10 mad. 57.2. we, therefore, dismiss the appeal.
Judgment:

1. We agree with the District Judge that there were material irregularities in publishing the sale and that these irregularities caused substantial injury to the respondents, who are decree-holders, within the meaning of Section 311, Civil Procedure Code Lakshmi v. Kuttunni I.L.R.10 Mad. 57.

2. We, therefore, dismiss the appeal.


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