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K. Vilvanatha Mudaliar Vs. Mannar Naidu - Court Judgment

LegalCrystal Citation
Decided On
Reported inAIR1915Mad20; 25Ind.Cas.425
AppellantK. Vilvanatha Mudaliar
RespondentMannar Naidu
civil procedure code (act v of 1908), order xli, rule 1, clause (3) - madras estates land act (i of 1908), sections 112, 114 and 192--objection to attachment--dismissal of suit on preliminary point--appeal to district court--remand--appeal against remand order, competency of. - 1. no appeal lies. vide section 192 of the madras estates land act. the appeal is dismissed with costs.

1. No appeal lies. Vide Section 192 of the Madras Estates Land Act. The appeal is dismissed with costs.

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