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Bhadri Narayana Vs. Nagaldinne Srinivasa Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1928)54MLJ66
AppellantBhadri Narayana
RespondentNagaldinne Srinivasa Rao and ors.
Excerpt:
- order1. no reference lies in this case. the insolvency proceeding in which this reference has been made is subject to appeal. under order 46, rule 1 of the civil procedure code, a reference can be made only in suits or appeals in which the decrees are not subject to an appeal. the reference being not according to law, the papers are returned.
Judgment:
ORDER

1. No reference lies in this case. The insolvency proceeding in which this reference has been made is subject to appeal. Under Order 46, Rule 1 of the Civil Procedure Code, a reference can be made only in suits or appeals In which the decrees are not subject to an appeal. The reference being not according to law, the papers are returned.


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