Skip to content


In Re: Ponnuswami Reddiar and anr. - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1941Mad604
AppellantIn Re: Ponnuswami Reddiar and anr.
Excerpt:
- orderlakshmana rao, j.1. the appeal was presented on 2nd july 1940, and the should not have been disposed of the same day in spite of the request of the advocate for time to obtain the necessary records. the order of the sub-divisional magistrate is therefore set aside and the appeal is remanded to the sub-divisional magistrate of musiri for disposal according to law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The appeal was presented on 2nd July 1940, and the should not have been disposed of the same day in spite of the request of the advocate for time to obtain the necessary records. The order of the Sub-divisional Magistrate is therefore set aside and the appeal is remanded to the Sub-divisional Magistrate of Musiri for disposal according to law.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //