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Annamreddi Pichireddi Vs. Sri Vighneswara Swami Varu of Nagamambapuram Represented by Its Trustee, Kalahasti Venkatachalam and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1949)1MLJ536
AppellantAnnamreddi Pichireddi
RespondentSri Vighneswara Swami Varu of Nagamambapuram Represented by Its Trustee, Kalahasti Venkatachalam and
Excerpt:
- mack, j.1. the collector acting under section 44-b(2)(d) of the hindu religious endowments act is not a civil or revenue court whose orders are liable to revision under section 115 of the code of civil procedure.2. the petition is dismissed as not maintainable with costs.
Judgment:

Mack, J.

1. The Collector acting under Section 44-B(2)(d) of the Hindu Religious Endowments Act is not a Civil or Revenue Court whose orders are liable to revision under Section 115 of the Code of Civil Procedure.

2. The petition is dismissed as not maintainable with costs.


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