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Appu Vs. N.V. Sivaramakrishna Ayyar and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1935Mad560; 158Ind.Cas.297
AppellantAppu
RespondentN.V. Sivaramakrishna Ayyar and ors.
Excerpt:
- order11. the mortgage will operate as from the date on which it should lave been executed, namely, 6th september 1930. time for execution extended one month. appellant will pay the court-fees due to government on the memorandum of objections.
Judgment:
ORDER

11. The mortgage will operate as from the date on which it should lave been executed, namely, 6th September 1930. Time for execution extended one month. Appellant will pay the court-fees due to Government on the memorandum of objections.


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