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Sriranga Chettiar Vs. Subramania Asari - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1927Mad81
AppellantSriranga Chettiar
RespondentSubramania Asari
Excerpt:
- orderwallace, l.1. it is clear that the stationary sub-magistrate of bhavani has taken cognizance of the case de novo before the transfer to the stationary sub-magistrate of gopichettipalayam. the latter, therefore, has no jurisdiction to proceed with the case. the case is, therefore, retransferred to the stationary sub-magistrate of bhavani who will now proceed with it.
Judgment:
ORDER

Wallace, L.

1. It is clear that the Stationary Sub-Magistrate of Bhavani has taken cognizance of the case de novo before the transfer to the Stationary Sub-Magistrate of Gopichettipalayam. The latter, therefore, has no jurisdiction to proceed with the case. The case is, therefore, retransferred to the Stationary Sub-Magistrate of Bhavani who will now proceed with it.


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