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P.S.S. Muniappa Chettiar Vs. M.K. Balarangaiya Chetti and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.404
AppellantP.S.S. Muniappa Chettiar
RespondentM.K. Balarangaiya Chetti and ors.
Cases ReferredMohesh Lal v. Busunt Kamaree
Excerpt:
revision - point taken for the first time in revision--pleadings. - miller, j.1. the acknowledgment is not signed by any one--principal or agent. the point is now raised that the statement at the opening of the letter that the letter proceeds from the 1st defendant is a signature within the rule in mohesh lal v. busunt kamaree 6 c. 340 : 7 c.l.r. 121. it was not taken below even in the application for review and i do not think i ought to allow it to be raised now. the petition is dismissed with costs.
Judgment:

Miller, J.

1. The acknowledgment is not signed by any one--principal or agent. The point is now raised that the statement at the opening of the letter that the letter proceeds from the 1st defendant is a signature within the rule in Mohesh Lal v. Busunt Kamaree 6 C. 340 : 7 C.L.R. 121. It was not taken below even in the application for review and I do not think I ought to allow it to be raised now. The petition is dismissed with costs.


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