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United India Fire and General Insurance Company Vs. Trojan and Company and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Reported in(1959)2MLJ194
AppellantUnited India Fire and General Insurance Company
RespondentTrojan and Company and ors.
Excerpt:
- order - the thing has come up for mention today. the scrips should be handed over to the first respondent, trojan and company, and the first respondent, trojan & company, alone will be liable to pay the costs ordered by us. no other thing in the judgment in the appeal calls for any modification.
Judgment:
ORDER

- The thing has come up for mention today. The scrips should be handed over to the first Respondent, Trojan and Company, and the first Respondent, Trojan & Company, alone will be liable to pay the costs ordered by us. No other thing in the judgment in the Appeal calls for any modification.


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