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Muniswami Mudali and anr. Vs. Meenakshi Ammal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1928)54MLJ154
AppellantMuniswami Mudali and anr.
RespondentMeenakshi Ammal
Excerpt:
- devadoss, j.1. this is an application to revise the order of the district munsif of vellore. the order is the petition will be recorded.' this is no order at all. such an order should not have been passed on any petition. the district munsif should have either allowed the petition or dismissed it. the order is therefore set aside and he is directed to hear the petition on the merits and dispose of it.2. costs of this application will abide the result.
Judgment:

Devadoss, J.

1. This is an application to revise the order of the District Munsif of Vellore. The order is the petition will be recorded.' This is no order at all. Such an order should not have been passed on any petition. The District Munsif should have either allowed the petition or dismissed it. The order is therefore set aside and he is directed to hear the petition on the merits and dispose of it.

2. Costs of this application will abide the result.


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