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Sri Kolanu Sesha Reddi Vs. Sri Kolanu Narasimha Reddi and ors. - Court Judgment

LegalCrystal Citation
Subject civil
CourtChennai
Decided On
Reported inAIR1941Mad803a
AppellantSri Kolanu Sesha Reddi
RespondentSri Kolanu Narasimha Reddi and ors.
Excerpt:
- orderlakshmana rao, j.1. the petitioner has been declared to be the trustee and the order of the joint magistrate cannot be sustained. it is accordingly set aside and the lands under attachment will be restored to the petitioner.
Judgment:
ORDER

Lakshmana Rao, J.

1. The petitioner has been declared to be the trustee and the order of the Joint Magistrate cannot be sustained. it is accordingly set aside and the lands under attachment will be restored to the petitioner.


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