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P.S. Ponnayya Vs. P.P. Palanippa Chetty and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.435
AppellantP.S. Ponnayya
RespondentP.P. Palanippa Chetty and ors.
Cases ReferredSee Subramanian Chetty v. Alagappa Chetty
Excerpt:
negotiable instrument - suit on a hundi--hundi endorsed in the name of a third party for collection--right of endorser to sue on hundi without re-endorsement by endorsee. - 1. the plaintiff is entitled to sue see subramanian chetty v. alagappa chetty 30 m.k 441. the second appeal is dismissed with costs.
Judgment:

1. The plaintiff is entitled to sue See Subramanian Chetty v. Alagappa Chetty 30 M.k 441. The second appeal is dismissed with costs.


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