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The Official Assignee of Madras and anr. Vs. Mangayar Karasu Ammal, Minor and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in47Ind.Cas.298
AppellantThe Official Assignee of Madras and anr.
RespondentMangayar Karasu Ammal, Minor and anr.
Cases ReferredHajee Abdul Lateef Sahib v. Official Assignee of Madras
Excerpt:
presidency towns insolvency act (iii of 1909), section 7, order under - suit to set aside order, maintainability of--appeal--remedy proper. - 1. the point raised in this appeal was decided by one of us (the chief justice) in original suit no. 206 of 1911 on the file of the high court on the original side and the decree was affirmed in appeal in hajee abdul lateef sahib v. official assignee of madras 44 ind. cas. 847 : 40 m. 1173, following that decision, we allow the appeal and reverse the order and restore the decree of the munsif with costs throughout.
Judgment:

1. The point raised in this appeal was decided by one of us (the Chief Justice) in Original Suit No. 206 of 1911 on the file of the High Court on the Original Side and the decree was affirmed in appeal in Hajee Abdul Lateef Sahib v. Official Assignee of Madras 44 Ind. Cas. 847 : 40 M. 1173, Following that decision, we allow the appeal and reverse the order and restore the decree of the Munsif with costs throughout.


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