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In Re: V. Balakrishna Nadar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1940Mad746
AppellantIn Re: V. Balakrishna Nadar
Excerpt:
- orderlakshmana rao, j.1. the summons is to issue at the cost of the petitioner and the refusal of the magistrate to send for the document is un-supportable. the order of the magistrate is therefore set aside and the document will be sent for before proceeding with the case further.
Judgment:
ORDER

Lakshmana Rao, J.

1. The summons is to issue at the cost of the petitioner and the refusal of the Magistrate to send for the document is un-supportable. The order of the Magistrate is therefore set aside and the document will be sent for before proceeding with the case further.


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