Skip to content


In Re: Perianna Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1940Mad183
AppellantIn Re: Perianna Pillai
Excerpt:
- orderlakshmana rao, j.1. the order or the village headman under section 10 of regulation 11 of 1816 was not subject to appeal or revision except under section 107, government of india act of 1915, and clause (2) of section 224, government of india act of 1935 excludes the jurisdiction of the high court in such cases. the revision petition is therefore dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The order or the Village Headman under Section 10 of Regulation 11 of 1816 was not subject to appeal or revision except under Section 107, Government of India Act of 1915, and Clause (2) of Section 224, Government of India Act of 1935 excludes the jurisdiction of the High Court in such cases. The revision petition is therefore dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //