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S. Ramaswami Ayyar Vs. Commissioner, Chittoor Municipalty - Court Judgment

LegalCrystal Citation
Subject civil
CourtChennai
Decided On
Reported inAIR1940Mad685
AppellantS. Ramaswami Ayyar
RespondentCommissioner, Chittoor Municipalty
Excerpt:
- orderlakshmana rao, j.1. the marking of an irrelevant document in evidence is not a ground for ordering retrial and the order of the sub-divisional magistrate cannot be sustained. it is therefore set aside and the sub-divisional magistrate will dispose of the appeal in accordance with law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The marking of an irrelevant document in evidence is not a ground for ordering retrial and the order of the Sub-Divisional Magistrate cannot be sustained. It is therefore set aside and the Sub-Divisional Magistrate will dispose of the appeal in accordance with law.


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