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Venugopal Reddy and anr. Vs. Muthuswami Kavundan and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1927Mad1110
AppellantVenugopal Reddy and anr.
RespondentMuthuswami Kavundan and ors.
Cases Referred and Abdul Hakim Baig v. Muhammed Burrammuddin A. I. R.
Excerpt:
- 1. no appeal lies. sevak. jeranchod bhogilal v. dakore temple committee sivan pillai v. venkateswara a. i. r. 1926 mad. 130 and abdul hakim baig v. muhammed burrammuddin a. i. r. 1926 mad. 559.2. the appeal is dismissed with costs. the memorandum of objections is also dismissed with costs.
Judgment:

1. No appeal lies. Sevak. Jeranchod Bhogilal v. Dakore Temple Committee Sivan Pillai v. Venkateswara A. I. R. 1926 Mad. 130 and Abdul Hakim Baig v. Muhammed Burrammuddin A. I. R. 1926 Mad. 559.

2. The appeal is dismissed with costs. The memorandum of objections is also dismissed with costs.


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