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Suraja Venkatanarasimha Appa Row Bahadur Zamindar Garu Vs. Nanduri Vencata Subrayadu - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.707
AppellantSuraja Venkatanarasimha Appa Row Bahadur Zamindar Garu
RespondentNanduri Vencata Subrayadu
Cases ReferredVencatappiah v. Jagannadha Row
Excerpt:
civil procedure code (act xiv of 1882), section 230 - attachment--application for sale--continuation of attachment--limitation. - 1. this is only an application for sale and, therefore, a continuance of the old application under which the property was attached and has continued attached. section 230 only bars fresh applications after the expiry of 12 years. chalavadi kotiah v. poloori alamelammah 31 m. 71 : 3 m.l.t. 328 : 18 m.l.j. 46 follows vencatappiah v. jagannadha row 12 m.l.j. 24. we reverse the order of the lower court and direct the district munsif to dispose of the application according to law.2. costs will abide the result.
Judgment:

1. This is only an application for sale and, therefore, a continuance of the old application under which the property was attached and has continued attached. Section 230 only bars fresh applications after the expiry of 12 years. Chalavadi Kotiah v. Poloori Alamelammah 31 M. 71 : 3 M.L.T. 328 : 18 M.L.J. 46 follows Vencatappiah v. Jagannadha Row 12 M.L.J. 24. We reverse the order of the lower Court and direct the District Munsif to dispose of the application according to law.

2. Costs will abide the result.


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