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Percy Edward Warne Vs. the Ouchterlony Valley Estate (1938) Ltd. - Court Judgment

LegalCrystal Citation
SubjectService
CourtChennai High Court
Decided On
Reported inAIR1956Mad505; (1956)1MLJ556
AppellantPercy Edward Warne
RespondentThe Ouchterlony Valley Estate (1938) Ltd.
Excerpt:
- order28. the matter has come up for mention today. it is admitted now that rs. 3,400, the balance of the car advance has been paid in 1951 though the matter was not known to the advocates when they argued the appeal. in view of this, the decree granted in favour of the plaintiff in this appeal will be altered to one for rs. 9,020 instead of rs. 5,620. no other alteration is necessary.
Judgment:
ORDER

28. The matter has come up for mention today. It is admitted now that Rs. 3,400, the balance of the car advance has been paid in 1951 though the matter was not known to the advocates when they argued the appeal. In view of this, the decree granted in favour of the plaintiff in this appeal will be altered to one for Rs. 9,020 instead of Rs. 5,620. No other alteration is necessary.


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