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Maki Nanji Reddi and ors. Vs. Narasamma - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1941Mad833
AppellantMaki Nanji Reddi and ors.
RespondentNarasamma
Excerpt:
- lakshmana rao, j.1. the reference is accepted. the order of the stationary sub-magistrate of kadiri dated 16 february 1940 and made in p.r.c. no. 3 of 1940 is set aside and he is directed to return the complaint to the complainant for presentation to the proper court.
Judgment:

Lakshmana Rao, J.

1. The reference is accepted. The order of the Stationary Sub-Magistrate of Kadiri dated 16 February 1940 and made in P.R.C. No. 3 of 1940 is set aside and he is directed to return the complaint to the complainant for presentation to the proper Court.


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