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Gutta Ramayya Vs. Manipalli Satyanarayanamurthi and ors. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtChennai
Decided On
Reported inAIR1936Mad495; 165Ind.Cas.63
AppellantGutta Ramayya
RespondentManipalli Satyanarayanamurthi and ors.
Excerpt:
- order6. the direction in the lower court's decree, that defendant 1 do pay to the trust sums found due on the taking of the accounts ordered to be taken ' by the lower court, will be applied also to the sums found due on the taking of the wider accounts now ordered by us.
Judgment:
ORDER

6. The direction in the lower Court's decree, that defendant 1 do pay to the trust sums found due on the taking of the accounts ordered to be taken ' by the lower Court, will be applied also to the sums found due on the taking of the wider accounts now ordered by us.


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