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Kombi Achen and ors. Vs. Pangi Achen and anr. - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad405
AppellantKombi Achen and ors.
RespondentPangi Achen and anr.
Excerpt:
civil procedure code - act xiv of 1882, section 522--decree in accordance with an award--appeal. - - 3. having regard to section 522 of the civil procedure code, we are clearly of opinion that no appeal lies against such a decree.1. there is no doubt in this case as to the factum of the award and prima facie the award is legal and proper.2. the court below holding that there was no cause shown for setting aside the award passed a decree in accordance with it.3. having regard to section 522 of the civil procedure code, we are clearly of opinion that no appeal lies against such a decree. we are referred to no case decided in this court in which the contrary has been held.4. the appeal is dismissed with costs.
Judgment:

1. There is no doubt in this case as to the factum of the award and prima facie the award is legal and proper.

2. The Court below holding that there was no cause shown for setting aside the award passed a decree in accordance with it.

3. Having regard to Section 522 of the Civil Procedure Code, we are clearly of opinion that no appeal lies against such a decree. We are referred to no case decided in this Court in which the contrary has been held.

4. The appeal is dismissed with costs.


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