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Balarama Naidu and Two ors. Vs. Sangan Naidu and Four ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1922)ILR65Mad280
AppellantBalarama Naidu and Two ors.
RespondentSangan Naidu and Four ors.
Excerpt:
court fees act (vii of 1870), article 1, schedule i - final decree determining mesne profits under order xx, rale 12(2), civil procedure code--appeal--court-fee in. - 1. these appeals must be treated as appeals against a final decree under order xx, rule 12(2), of the code of civil procedure and an ad valorem court-fee must be charged under article 1 of schedule i of the court fees act calculated on the amount of mesne profits in dispute.
Judgment:

1. These appeals must be treated as appeals against a final decree under Order XX, Rule 12(2), of the Code of Civil Procedure and an ad valorem Court-fee must be charged under Article 1 of Schedule I of the Court Fees Act calculated on the amount of mesne profits in dispute.


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