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P. Kanniappa Chettiar and ors. Vs. K. Ramachandraiyar and anr. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Reported in(1924)46MLJ407
AppellantP. Kanniappa Chettiar and ors.
RespondentK. Ramachandraiyar and anr.
Excerpt:
- order5. the parties have now come to an agreement on the basis of our preliminary judgment of december the 14th. that agreement signed by the vakil for the appellant and by the 1st respondent with the statement of account annexed will be filed and the decree drawn up accordingly. there will be liberty to apply to the city civil court in respect of this matter generally.
Judgment:
ORDER

5. The parties have now come to an agreement on the basis of our preliminary Judgment of December the 14th. That agreement signed by the vakil for the appellant and by the 1st respondent with the statement of account annexed will be filed and the decree drawn up accordingly. There will be liberty to apply to the City Civil Court in respect of this matter generally.


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