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Sree Rajah Bommadevara Naganna Nayudu Bahadur Zamindar Garu Vs. Thuraga Pattabhiramayya - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1928)54MLJ595
AppellantSree Rajah Bommadevara Naganna Nayudu Bahadur Zamindar Garu
RespondentThuraga Pattabhiramayya
Excerpt:
- waller, j.1. i do not think that this court has any power to interfere. the joint sub-registrar acts under section 75(4) of the indian registration act merely as if he were a civil court. i do not think that he is a court subordinate to this court within the meaning of section 115 of the code of civil procedure.2. the petition is dismissed with costs.
Judgment:

Waller, J.

1. I do not think that this Court has any power to interfere. The Joint Sub-Registrar acts under Section 75(4) of the Indian Registration Act merely as if he were a Civil Court. I do not think that he is a court subordinate to this Court within the meaning of Section 115 of the Code of Civil Procedure.

2. The petition is dismissed with costs.


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