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Sivagnanathammal Vs. S.V. Nallaperumal Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1935Mad165; 155Ind.Cas.783
AppellantSivagnanathammal
RespondentS.V. Nallaperumal Pillai
Excerpt:
- order11. in case defendant 2 elects to accept the value given by the plaintiff to the salt pans, the question whether plaintiff should be compensated to the extent of rs. 728 as the value of 11 pans confiscated by government on account of the alleged obstruction of defendants will be considered and decided by the court below and provided for in the final decree.
Judgment:
ORDER

11. In case defendant 2 elects to accept the value given by the plaintiff to the salt pans, the question whether plaintiff should be compensated to the extent of Rs. 728 as the value of 11 pans confiscated by Government on account of the alleged obstruction of defendants will be considered and decided by the Court below and provided for in the final decree.


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