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Unnamalai Ammal Vs. Kandasawmy Madpanor - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in6Ind.Cas.199
AppellantUnnamalai Ammal
RespondentKandasawmy Madpanor
Cases ReferredSubbuthayammal v. Chidmbaram Asari
Excerpt:
assignment of decree - order refusing recognition of--appeal. - 1. an appeal lies against an order refusing to recognize an assignment of a decree, subbuthayammal v. chidmbaram asari 25 m. 383.2. the appeal against appellate order is dismissed with costs.
Judgment:

1. An appeal lies against an order refusing to recognize an assignment of a decree, Subbuthayammal v. Chidmbaram Asari 25 M. 383.

2. The appeal against appellate order is dismissed with costs.


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