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Javvadi Venkayya Vs. Dwarampudi Basivireddi Minor by Mother and Next Friend Manikyam - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in160Ind.Cas.420; (1936)71MLJ238
AppellantJavvadi Venkayya
RespondentDwarampudi Basivireddi Minor by Mother and Next Friend Manikyam
Excerpt:
- order1. counsel agree that a slip has occurred and the decree should be modified by deleting the clause 'that eleventh defendant do pay plaintiff rs. 173-2-11 for item 12'.
Judgment:
ORDER

1. Counsel agree that a slip has occurred and the decree should be modified by deleting the clause 'that eleventh defendant do pay plaintiff Rs. 173-2-11 for item 12'.


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