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Doradla Subbayya Setty and ors. Vs. Alapati Syamaladoss and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1927Mad178
AppellantDoradla Subbayya Setty and ors.
RespondentAlapati Syamaladoss and ors.
Cases Referred(Ramaswami Naidu v. Subbaraya Tevar A. I. R.
Excerpt:
- jackson, j.1. the order of the district munsif sought to be reveled is correct. when the decree was passed it was not certain whether a compromise decree could extend beyond the subject matter of the suit muthu vijaya raghunatha udayana tevar v. thandavaraya thmbiran, [1899] 22 mad. 214 natesa chetti v. vengu nachiar [1909] 33 mad. 102 and the decree in its present form was no doubt drawn up deliberately after due consideration of law. that opinion on the question has now modified (ramaswami naidu v. subbaraya tevar a. i. r. 1925 mad. 1101 is no reason for amending the decree at this late date.2. the petition is dismissed with costs.
Judgment:

Jackson, J.

1. The order of the District Munsif sought to be reveled is correct. When the decree was passed it was not certain whether a compromise decree could extend beyond the subject matter of the suit Muthu Vijaya Raghunatha Udayana Tevar v. Thandavaraya Thmbiran, [1899] 22 Mad. 214 Natesa Chetti v. Vengu Nachiar [1909] 33 Mad. 102 and the decree in its present form was no doubt drawn up deliberately after due consideration of law. That opinion on the question has now modified (Ramaswami Naidu v. Subbaraya Tevar A. I. R. 1925 Mad. 1101 is no reason for amending the decree at this late date.

2. The petition is dismissed with costs.


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