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Sambasiva Ayyar Vs. Subramania Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Property
CourtChennai
Decided On
Reported inAIR1936Mad70
AppellantSambasiva Ayyar
RespondentSubramania Pillai and ors.
Excerpt:
- order - it is hereby agreed between the parties, that a sum of rs. 3,800 (rupees three thousand eight hundred) only should be paid into the court of the subordinate judge of tanjore by respondent 3 herein on or before 10th january 1936 in full satisfaction of the decree including all costs incurred up to date. the appellant is at liberty to draw the amount. if such deposit of the entire amount is not made by respondent 3 as aforesaid the decree as it stands will be operative and enforceable.
Judgment:
ORDER

- It is hereby agreed between the parties, that a sum of Rs. 3,800 (Rupees three thousand eight hundred) only should be paid into the Court of the Subordinate Judge of Tanjore by respondent 3 herein on or before 10th January 1936 in full satisfaction of the decree including all costs incurred up to date. The appellant is at liberty to draw the amount. If such deposit of the entire amount is not made by respondent 3 as aforesaid the decree as it stands will be operative and enforceable.


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