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M. S. A. P. L. Palaniappa Chetti Vs. S. L. S. Chettiappa Chetti and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1927Mad683
AppellantM. S. A. P. L. Palaniappa Chetti
RespondentS. L. S. Chettiappa Chetti and anr.
Cases ReferredGanga Dei v. Sher Singh
Excerpt:
- 1. a preliminary objection is taken that the appeal lies to the district court. we think that on the authorities' e. g., ganga dei v. sher singh [1894] 17 all. 51 and the wording of section 195 (3) (a), criminal p. c., the objection is well-founded.2. the appeal is dismissed with costs.
Judgment:

1. A preliminary objection is taken that the appeal lies to the District Court. We think that on the authorities' e. g., Ganga Dei v. Sher Singh [1894] 17 All. 51 and the wording of Section 195 (3) (a), Criminal P. C., the objection is well-founded.

2. The appeal is dismissed with costs.


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