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Chelasami Ramiah Vs. Chelasami Ramasami - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in18Ind.Cas.363
AppellantChelasami Ramiah
RespondentChelasami Ramasami
Excerpt:
suits valuation act (vii of 1887), section 8 - partition, suit for--arbitrary valuation by plaintiff', whether can be rejected by court. - 1. according to the answer, returned by the full bench to the reference made by us, the petition must be dismissed with costs.
Judgment:

1. According to the answer, returned by the Full Bench to the reference made by us, the petition must be dismissed with costs.


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