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In Re: Rm.P.M. Ranganathan Chettiar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Reported in(1960)1MLJ330
AppellantIn Re: Rm.P.M. Ranganathan Chettiar
Excerpt:
- orderramachandra iyer, j.1. in my opinion the remedy of the appellant is only to file an appeal against the decree on the terms of which he says he has got a grievance. clause (2) of the decree cannot be construed as a mere order postponing execution. civil revision petition cannot be entertained.
Judgment:
ORDER

Ramachandra Iyer, J.

1. In my opinion the remedy of the appellant is only to file an appeal against the decree on the terms of which he says he has got a grievance. Clause (2) of the decree cannot be construed as a mere order postponing execution. Civil Revision Petition cannot be entertained.


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