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Sri Rajah Saheb Dostan Sri Raja Ravu Venkata Kumara Mahipati Surya Rao Bahadur Garu, Rajah of Pittapur Vs. Anappindi Siva Ramaya and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in18Ind.Cas.534
AppellantSri Rajah Saheb Dostan Sri Raja Ravu Venkata Kumara Mahipati Surya Rao Bahadur Garu, Rajah of Pittap
RespondentAnappindi Siva Ramaya and ors.
Cases ReferredGorakala Kanakaiya v. Janardha Padhai
Excerpt:
madras estates land act (mad. act i of 1908), section 6 - madras rent recovery act (mad. act viii of 1865)--decree in ejectment--appeal--hearing of appeal after passing of madras act i of 1908--right of tenant to occupancy rights. - 1. in view of the full bench decision in gorakala kanakaiya v. janardha padhai (1910) m.w.n. 841 this second appeal must be dismissed, but we make no order as to costs in this court.2. the memorandum of objections is also dismissed without costs.
Judgment:

1. In view of the Full Bench decision in Gorakala Kanakaiya v. Janardha Padhai (1910) M.W.N. 841 this second appeal must be dismissed, but we make no order as to costs in this Court.

2. The memorandum of objections is also dismissed without costs.


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