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Sankara Reddi Vs. Errama Reddi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.618a
AppellantSankara Reddi
RespondentErrama Reddi
Excerpt:
provincial small cause courts act (ix of 1887), schedule ii, article 31 - suit for account--suit for specific items of money alleged to be due from an agent is not a suit for account. - - is clearly not so, and that it was cognizable by a court of small causes. 3. subject to the necessary modification to be made on this account the decree will stand good.1. it is contended that this is a suit for an account between principal and agent, but we are of opinion that it. is clearly not so, and that it was cognizable by a court of small causes.2. there is an admitted error of rs. 23 in the claim, and this sum must be deducted from the principal amount to be decreed to the plaintiff.3. subject to the necessary modification to be made on this account the decree will stand good.4. the petitioner will pay the costs of the respondent.
Judgment:

1. It is contended that this is a suit for an account between principal and agent, but we are of opinion that it. is clearly not so, and that it was cognizable by a Court of Small Causes.

2. There is an admitted error of Rs. 23 in the claim, and this sum must be deducted from the principal amount to be decreed to the plaintiff.

3. Subject to the necessary modification to be made on this account the decree will stand good.

4. The petitioner will pay the costs of the respondent.


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