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Venkatachellaya and ors. Vs. Subrahmania Aiyar and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.55
AppellantVenkatachellaya and ors.
RespondentSubrahmania Aiyar and ors.
Excerpt:
civil procedure code (act v of 1908), section 104(2) - application to set aside an ex parte decree dismissed--order of dismissal reversed by appellate court--appeal to high court. - 1. this appeal is barred under section 104(2) of the code of civil procedure. there is no ground to interfere in revision. the appeal is dismissed with costs.
Judgment:

1. This appeal is barred under Section 104(2) of the Code of Civil Procedure. There is no ground to interfere in revision. The appeal is dismissed with costs.


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