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Peddupalli Mahalakshmi Vs. Kovvurru Basivireddi Garu Bhumanchireddi - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in14Ind.Cas.182
AppellantPeddupalli Mahalakshmi
RespondentKovvurru Basivireddi Garu Bhumanchireddi
Cases ReferredNarasimha Row v. Gangarapu
Excerpt:
limitation act (xv of 1877), schedule ii, articles 29, 49 - wrongful seizure in execution of decree--suit to recover price of property seized--damages. - orderwallis, j.1. this case is covered by narasimha row v. gangarapu 31 m. 431 : 4 m.l.t. 231.2. the petition is dismissed.
Judgment:
ORDER

Wallis, J.

1. This case is covered by Narasimha Row v. Gangarapu 31 M. 431 : 4 M.L.T. 231.

2. The petition is dismissed.


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