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T.C. Balakrishna Ayyar Vs. Pichamuthu Pillai - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1922Mad330; 70Ind.Cas.496
AppellantT.C. Balakrishna Ayyar
RespondentPichamuthu Pillai
Cases ReferredTarapada Ghose v. Jagat Mohini Dasi
Excerpt:
provincial small cause courts act (ix of 1887), section 17, proviso - deposit of security--provision, if mandatory--draft security bond filed within time--registered bond filed after limitation--deposit, if good. - ramesam, j.1. following assan mahomed sahibi v. rahiman sahib 55 ind. cas. 977 ) see also tarapada ghose v. jagat mohini dasi 42 ind. cas. 751 i hold that the subordinate judge is right.2. the petition is dismissed with costs.
Judgment:

Ramesam, J.

1. Following Assan Mahomed Sahibi v. Rahiman Sahib 55 Ind. Cas. 977 ) see also Tarapada Ghose v. Jagat Mohini Dasi 42 Ind. Cas. 751 I hold that the Subordinate Judge is right.

2. The petition is dismissed with costs.


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