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Kayarunisa Begum Vs. Sakina Bivi and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.991
AppellantKayarunisa Begum
RespondentSakina Bivi and ors.
Cases ReferredVenkatasawmi v. Sri Deviamma
Excerpt:
civil procedure code (art xiv of 1882), section 505 - appeal--order of district judge refusing sanction for appointment of receiver. - 1. we must follow the decision printed in a foot-note to venkatasawmi v. sri deviamma 10 m. k180 and hold that no appeal lies against the district judge's order under section 565 of the code of 1882.2. the appeal is dismissed with costs.
Judgment:

1. We must follow the decision printed in a foot-note to Venkatasawmi v. Sri Deviamma 10 M. K180 and hold that no appeal lies against the District Judge's order under Section 565 of the Code of 1882.

2. The appeal is dismissed with costs.


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