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In Re: Nachi Naicker and ors. - Court Judgment

LegalCrystal Citation
Subject civils
CourtChennai
Decided On
Reported inAIR1941Mad809
AppellantIn Re: Nachi Naicker and ors.
Excerpt:
- orderlakshmana rao, j.1. the interpretation of rule 1(d) of the timber transit rules of 1939 by the courts below is correct and there is no ground for interference. the revision petition is therefore dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The interpretation of Rule 1(d) of the Timber Transit Rules of 1939 by the Courts below is correct and there is no ground for interference. The revision petition is therefore dismissed.


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