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Thiruven Gadam Pillai Vs. T. Ramanujulu Naidu and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.874
AppellantThiruven Gadam Pillai
RespondentT. Ramanujulu Naidu and anr.
Excerpt:
right to sue - judgment of revenue court--suit for declaration that judgment not binding on party, whether sustainable. - 1. no suit can lie to declare that the judgment of the revenue court was not binding on the plaintiff, who was a party to it. the second appeal is dismissed with costs.
Judgment:

1. No suit can lie to declare that the judgment of the Revenue Court was not binding on the plaintiff, who was a party to it. The second appeal is dismissed with costs.


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