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P.K. Veerarayan Alias Unni Anujan Rajah Avergal and ors. Vs. Ayyakutti Alias Venkatachalam Pattar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1925Mad742; 90Ind.Cas.794; (1925)48MLJ499
AppellantP.K. Veerarayan Alias Unni Anujan Rajah Avergal and ors.
RespondentAyyakutti Alias Venkatachalam Pattar
Cases Referred and Sant Prasad v. Bhawani Prasad
Excerpt:
- 1. no appeal lies in this case, as this is of the nature of a second appeal in a matter of execution in a suit which is of the nature of a small cause suit. vide aithala v. subbanna ilr (1888) m 116; mavula ammal v. mavula maracair 1906 17 mlj 376; amba prasad v. mushtaq hussain ilr (1919) a 200; and sant prasad v. bhawani prasad ilr (1920) a 403. it is dismissed with costs.
Judgment:

1. No appeal lies in this case, as this is of the nature of a Second Appeal in a matter of execution in a suit which is of the nature of a Small Cause suit. Vide Aithala v. Subbanna ILR (1888) M 116; Mavula Ammal v. Mavula Maracair 1906 17 MLJ 376; Amba Prasad v. Mushtaq Hussain ILR (1919) A 200; and Sant Prasad v. Bhawani Prasad ILR (1920) A 403. It is dismissed with costs.


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