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Potipireddi Sanyasamma Vs. Chalamuri Swami Naidu and ors. - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1945Mad97
AppellantPotipireddi Sanyasamma
RespondentChalamuri Swami Naidu and ors.
Cases ReferredHasan Saheb v. Ramaehandra A.I.R.
Excerpt:
- orderbyers, j.1. the application of 28th june 1935, was signed by the pleader and, therefore, it comes within the scope of the decision in hasan saheb v. ramaehandra a.i.r. 1929 bom. 196. but order 21, rule 11, clause (2), civil p.c., requires that the application shall be signed and verified. this application was not verified and therefore it was not in accordance i with law so as to save limitation. the succeeding applications were therefore all out of time. the petition is ordered to be dismissed with costs.
Judgment:
ORDER

Byers, J.

1. The application of 28th June 1935, was signed by the pleader and, therefore, it comes within the scope of the decision in Hasan Saheb v. Ramaehandra A.I.R. 1929 Bom. 196. But Order 21, Rule 11, Clause (2), Civil P.C., requires that the application shall be signed and verified. This application was not verified and therefore it was not in accordance I with law so as to save limitation. The succeeding applications were therefore all out of time. The petition is ordered to be dismissed with costs.


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