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Pasupaleti Achayemma Vs. Pabbamidi Papamma - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in2Ind.Cas.850
AppellantPasupaleti Achayemma
RespondentPabbamidi Papamma
Excerpt:
razinamah decree - stipulation to pay a certain amount on a specified date and a larger amount in default--when amounts to a penalty. - 1. we accept the finding, on this day for final of the courts below and direct execution to proceed as prayed for in the execution application. the appellant will have her costs throughout.
Judgment:

1. We accept the finding, on this day for final of the Courts below and direct execution to proceed as prayed for in the execution application. The appellant will have her costs throughout.


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