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Venkateswarulu Vs. Brahmaravutu Raja Kristnaji and Three ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1902)ILR25Mad634
AppellantVenkateswarulu
RespondentBrahmaravutu Raja Kristnaji and Three ors.
Excerpt:
succession certificate act - act vii of 1889, sections 10, 19--order extending certificate--'order granting a certificate'--appeal. - 1. the extension of a certificate under section 10 of act vii of 1889 to additional debts is not the grant of a certificate so as to give a right of appeal under section 19 of the act against the extension.2. the appeal is rejected with costs.
Judgment:

1. The extension of a certificate under Section 10 of Act VII of 1889 to additional debts is not the grant of a certificate so as to give a right of appeal under Section 19 of the Act against the extension.

2. The appeal is rejected with costs.


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