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S.O. Krishna Aiyar Vs. S.V. Narayanan Alias S.V. Doraiswami and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberCivil Revn. Petn. No. 532 of 1949
Judge
Reported inAIR1951Mad660; (1951)IMLJ187
ActsCode of Civil Procedure (CPC) , 1908 - Order 47, Rule 1
AppellantS.O. Krishna Aiyar
RespondentS.V. Narayanan Alias S.V. Doraiswami and ors.
Appellant AdvocateS. Ramachandra Iyer, Adv.
Respondent AdvocateR. Desikan, Adv.
DispositionPetition allowed
Excerpt:
- - this is clearly nota purpose for which order 47 (1) is intended.orderbalakrishna ayyar, j.1. what the learned judge has reallydone is to write a second judgment reversinghis first because on fuller argument and further consideration he thought that the view hehad first taken was wrong. this is clearly nota purpose for which order 47 (1) is intended. thispetn is allowed with costs and the proceedingsof the ct below under the power of reviewwhich it supposed it had are set aside.
Judgment:
ORDER

Balakrishna Ayyar, J.

1. What the learned Judge has reallydone is to write a second judgment reversinghis first because on fuller argument and further consideration he thought that the view hehad first taken was wrong. This is clearly nota purpose for which Order 47 (1) is intended. Thispetn is allowed with costs and the proceedingsof the Ct below under the power of reviewwhich it supposed it had are set aside.


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