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Mohanakrishniah Naidu Vs. National Bank of India and anr. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtChennai High Court
Decided On
Judge
Reported in(1954)ILLJ136Mad
AppellantMohanakrishniah Naidu
RespondentNational Bank of India and anr.
Excerpt:
- ordergovinda menon, j.1. this petition coming on for hearing, upon perusing the petition and the affidavit filed in support thereof and the order of the high court, dated 20 august 1952, and made here in, and the counter-affidavit and reply-affidavit filed herein, and other papers material to this application and upon hearing the arguments of mr. r. thirumalaiswami naidu, advocate for the petitioner, and of mr. o.t.g. nambiar for messrs. king and partridge attorneys for the respondent 1, and the respondent 2 not appearing in person or by advocate, the court made the following
Judgment:
ORDER

Govinda Menon, J.

1. This petition coming on for hearing, upon perusing the petition and the affidavit filed in support thereof and the order of the High Court, dated 20 August 1952, and made here in, and the counter-affidavit and reply-affidavit filed herein, and other papers material to this application and upon hearing the arguments of Mr. R. Thirumalaiswami Naidu, advocate for the petitioner, and of Mr. O.T.G. Nambiar for Messrs. King and Partridge attorneys for the respondent 1, and the respondent 2 not appearing in person or by advocate, the court made the following


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