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Sankaralinga Reddiar and ors. Vs. Ramaswami Reddiar and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1928Mad232
AppellantSankaralinga Reddiar and ors.
RespondentRamaswami Reddiar and anr.
Cases ReferredNarasa Reddi v. Hajee Tar Mahommad Ayub Sait A.I.R.
Excerpt:
- 1. this appeal is against an order of the honourable mr. justice jackson refusing to transfer a case. it has been held: [see narasa reddi v. hajee tar mahommad ayub sait a.i.r. 1928 mad. 209] that such an order is not appealable under section 15, letters patent. this appeal therefore does not lie and is dismissed with costs.
Judgment:

1. This appeal is against an order of the Honourable Mr. Justice Jackson refusing to transfer a case. It has been held: [see Narasa Reddi v. Hajee Tar Mahommad Ayub Sait A.I.R. 1928 Mad. 209] that such an order is not appealable under Section 15, Letters Patent. This appeal therefore does not lie and is dismissed with costs.


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