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P. Somamma Vs. P. Basamma and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in14Ind.Cas.704
AppellantP. Somamma
RespondentP. Basamma and ors.
Cases ReferredVide Ramachendra Iyer v. Subramanya Chettiar
Excerpt:
civil procedure code (act v of 1908), section 49, order xxi, rule 16 - application for recognition an transferee of a decree--no prayer for execution--whether application entertainable. - 1. there was no application for execution, and, on that ground, the petition might properly have been dismissed. vide ramachendra iyer v. subramanya chettiar 14 m.l.j. 393.2. on that ground, we dismiss the appeal with costs, without deciding any of the questions discussed by the courts below.
Judgment:

1. There was no application for execution, and, on that ground, the petition might properly have been dismissed. Vide Ramachendra Iyer v. Subramanya Chettiar 14 M.L.J. 393.

2. On that ground, we dismiss the appeal with costs, without deciding any of the questions discussed by the Courts below.


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