Skip to content


Munisami Mudaly Vs. Abbu Reddy and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1914)27MLJ740
AppellantMunisami Mudaly
RespondentAbbu Reddy and ors.
Cases ReferredJadunandan Prosad Singh v. Koer Kalyan Singh
Excerpt:
- .....v. koer kalyan singh (1921) 15 c.i.j. 61 a case which was decided under order xli, rule 22 it seems to us more convenient to follow a fixed rule than to decide the question with reference to the particular facts of the case in which the question is raised4. we answer the question in the affirmative.5. the memorandum of objections after the expression of the opinion of full bench came on for final hearing before mr. justice bakewell and mr. justice kumarasami sastri on the 5th november 1914.
Judgment:

1. It seems to us that the answer to the question which has been referred to us should be in the affirmative.

2. This is in accordance with the practice which appears to have prevailed in this Court under Section 561 of the Code of 1882 and we do not read Order XLI, Rule 22 as indicating that the framers of the rules intended to make it clear that the practice should be otherwise.

3. With all respect to the learned Judges who dealt with the question, in Jadunandan Prosad Singh v. Koer Kalyan Singh (1921) 15 C.I.J. 61 a case which was decided under Order XLI, Rule 22 it seems to us more convenient to follow a fixed rule than to decide the question with reference to the particular facts of the case in which the question is raised

4. We answer the question in the affirmative.

5. The memorandum of objections after the expression of the opinion of Full Bench came on for final hearing before Mr. Justice Bakewell and Mr. Justice Kumarasami Sastri on the 5th November 1914.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //