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Virabhadrappa Chetti Vs. Chinnamma - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad403
AppellantVirabhadrappa Chetti
RespondentChinnamma
Excerpt:
civil procedure code - act xiv of 1882, section 158--application for succession certificate--order for costs of adjournment against opposing party--effect of non compliance with such order. - - such costs would ordinarily be recoverable in execution, and, in the absence of a specific order making their payment a condition precedent to hearing the counter-petitioner's evidence, the counter-petitioner's failure to pay would not render section 158 applicable.1. so far as appears from the record the district judge seems to have dismissed the petition under section 158 of the code of civil procedure on the ground that the costs which the counter-petitioner (appellant before us) had been ordered to pay had not been paid. such costs would ordinarily be recoverable in execution, and, in the absence of a specific order making their payment a condition precedent to hearing the counter-petitioner's evidence, the counter-petitioner's failure to pay would not render section 158 applicable.2. we must, therefore, set aside the order of the district judge and direct that the petition be restored to the file and be dealt with according to law. costs will abide and follow the result.
Judgment:

1. So far as appears from the record the District Judge seems to have dismissed the petition under Section 158 of the Code of Civil Procedure on the ground that the costs which the counter-petitioner (appellant before us) had been ordered to pay had not been paid. Such costs would ordinarily be recoverable in execution, and, in the absence of a specific order making their payment a condition precedent to hearing the counter-petitioner's evidence, the counter-petitioner's failure to pay would not render Section 158 applicable.

2. We must, therefore, set aside the order of the District Judge and direct that the petition be restored to the file and be dealt with according to law. Costs will abide and follow the result.


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