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R. M. M. S. T. Vairavan Chettiar Vs. M. L. M. Rama Nathan Chettiar and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in95Ind.Cas.808
AppellantR. M. M. S. T. Vairavan Chettiar
RespondentM. L. M. Rama Nathan Chettiar and ors.
Cases ReferredTuljaram Row v. Alagappa Chettiar
Excerpt:
letters patent (mad.), close 15---order refusing to stay execution, whether judgment-appeal, whether lies. - 1. following srimantu raja yarlagadda durga. prasada nayudu v. srimantu raja yarlagadda mallikarjuna prasada nayudu (1), which we cannot regard as overruled by the reference to it obiter in tuljaram row v. alagappa chettiar (2), we hold that the appeal does not lie and dismiss it with costs.
Judgment:

1. Following Srimantu Raja Yarlagadda Durga. Prasada Nayudu v. Srimantu Raja Yarlagadda Mallikarjuna Prasada Nayudu (1), which we cannot regard as overruled by the reference to it obiter in Tuljaram Row v. Alagappa Chettiar (2), we hold that the appeal does not lie and dismiss it with costs.


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