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E. Venkatakrishna Reddy and ors. Vs. Minor Amarababu and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai High Court
Decided On
Reported in(1971)2MLJ466
AppellantE. Venkatakrishna Reddy and ors.
RespondentMinor Amarababu and ors.
Excerpt:
- order(order of the court was delivered by ramaprasada rao, j.) the only direction, after hearing the parties, that could be given in this case at this stage is this:34. the sum of rs. 11,535 which has been invested in a fixed deposit account by the receiver, will be paid over by the receiver on maturity to the plaintiffs. the parties are at liberty to apply for such further directions in a regular application filed for the purpose for the disbursement of the other monies with the receiver and in court.
Judgment:
ORDER

(Order of the Court was delivered by Ramaprasada Rao, J.)

The only direction, after hearing the parties, that could be given in this case at this stage is this:

34. The sum of Rs. 11,535 which has been invested in a Fixed Deposit Account by the Receiver, will be paid over by the Receiver on maturity to the plaintiffs. The parties are at liberty to apply for such further directions in a regular application filed for the purpose for the disbursement of the other monies with the Receiver and in Court.


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