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Ramasami Reddi Vs. Lakshmiambal Ammal and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in13Ind.Cas.200
AppellantRamasami Reddi
RespondentLakshmiambal Ammal and anr.
Excerpt:
civil procedure code (act v of 1808), order xxiv, rule 4 - suit for recovery of debt--deposit of amount in court by defendant--costs, award of--discretion of court. - 1. we think the order of the district judge is right. order xxiv, rule 4 gives the court a discretion as to the disposal of costs in a suit for the recovery of a debt, where the amount claimed has been deposited in court.2. the appeal is dismissed with costs.
Judgment:

1. We think the order of the District Judge is right. Order XXIV, Rule 4 gives the Court a discretion as to the disposal of costs in a suit for the recovery of a debt, where the amount claimed has been deposited in Court.

2. The appeal is dismissed with costs.


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