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In Re: Addagalla Venkanna and ors. - Court Judgment

LegalCrystal Citation
Subject civil
CourtChennai
Decided On
Reported inAIR1940Mad240
AppellantIn Re: Addagalla Venkanna and ors.
Excerpt:
- orderlakshmana rao, j.1. the view of the sub-magistrate that the accidents register is a privileged document is erroneous and his refusal to send for it on that ground is unsustainable. the order of the sub-magistrate is therefore set aside and the register will be sent for, if still required.
Judgment:
ORDER

Lakshmana Rao, J.

1. The view of the Sub-Magistrate that the accidents register is a privileged document is erroneous and his refusal to send for it on that ground is unsustainable. The order of the Sub-Magistrate is therefore set aside and the register will be sent for, if still required.


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