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Rao Sahib V. Subbayya and ors. Vs. C.T. Machayya and anr. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtChennai
Decided On
Reported inAIR1942Mad365; (1942)1MLJ207
AppellantRao Sahib V. Subbayya and ors.
RespondentC.T. Machayya and anr.
Excerpt:
- order7. the only point argued by mr. bhujanga rao was that the decree against his client is not in accordance with the judgment. this matter was dealt with by the district judge in paragraph 40 of his judgment. that related to the liability for the value of the shares. . in the judgment the learned judge directed that narasinga rao should pay half the value of the shares, vie., es. 2,550 in the first instance and the balance of es. 2,550 should be paid by him in case that amount is not recovered from kanjilala who was made liable for the other half. the decree will accordingly be modified and this order will be incorporated in the main judgment which we delivered.
Judgment:
ORDER

7. The only point argued by Mr. Bhujanga Rao was that the decree against his client is not in accordance with the judgment. This matter was dealt with by the District Judge in paragraph 40 of his judgment. That related to the liability for the value of the shares. . In the judgment the learned Judge directed that Narasinga Rao should pay half the value of the shares, vie., Es. 2,550 in the first instance and the balance of Es. 2,550 should be paid by him in case that amount is not recovered from Kanjilala who was made liable for the other half. The decree will accordingly be modified and this order will be incorporated in the main judgment which we delivered.


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