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Arthanari Chettiar Vs. Nagoji Rao and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in14Ind.Cas.836
AppellantArthanari Chettiar
RespondentNagoji Rao and anr.
Excerpt:
civil procedure code (act xiv of 1882), sections 244, 583 - representative--auction-purchaser--restitution, order for--appeal. - 1. the respondent does not appear to contest the finding.2. we accept the finding, set aside the decree of the lower appellate court and dismiss the application for restitution, with costs here and in the court below.
Judgment:

1. The respondent does not appear to contest the finding.

2. We accept the finding, set aside the decree of the lower Appellate Court and dismiss the application for restitution, with costs here and in the Court below.


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