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Brahmayya and anr. Vs. Lakshminarasimham and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1893)ILR16Mad310
AppellantBrahmayya and anr.
RespondentLakshminarasimham and anr.
Excerpt:
court fees act - act vii of 1870, section 7--decree for ejectment and mesne profits--court fee on memorandum of appeal. - 1. the appeal is from a decree which directed ejectment and awarded mesne profits. the court-fee should be calculated on the land and the mesne profits which are the subject-matter of the appeal.2. the judge is right in his opinion that section 7 of the court-fees act is applicable to the case.
Judgment:

1. The appeal is from a decree which directed ejectment and awarded mesne profits. The Court-fee should be calculated on the land and the mesne profits which are the subject-matter of the appeal.

2. The Judge is right in his opinion that Section 7 of the Court-Fees Act is applicable to the case.


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