Skip to content


In Re: K. Vasudevan - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1944Mad238
AppellantIn Re: K. Vasudevan
Excerpt:
- order3. it seems to us cleat that the passing of the amending act, even though it changes the law with retrospective effect, is not a sufficient reason for re-opening matters which have already been decided on the basis of the law as it stood before the amendment. the petition to excuse delay and the petition for review are therefore dismissed.
Judgment:
ORDER

3. It seems to us cleat that the passing of the Amending Act, even though it changes the law With retrospective effect, is not a sufficient reason for re-opening matters which have already been decided on the basis of the law as it stood before the amendment. The petition to excuse delay and the petition for review are therefore dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //