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Lakshmana Nadan Vs. Pakhia Nadathi - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.273
AppellantLakshmana Nadan
RespondentPakhia Nadathi
Cases ReferredReasut Hossein v. Hajee Abdoollah
Excerpt:
civil procedure code (act v of 1908), order xlvii, rule 1 - review--dismissal of suit on review--judge changing his opinion. - wallis, j.1. i cannot say the district munsif has exceeded his jurisdiction in granting a review for what he considered sufficient cause. see the judgment of the judicial committee in reasut hossein v. hajee abdoollah 2 c. 131 : 26 w.r. 50 : 3 i.a. 221. the petition is dismissed with costs.
Judgment:

Wallis, J.

1. I cannot say the District Munsif has exceeded his jurisdiction in granting a review for what he considered sufficient cause. See the judgment of the Judicial Committee in Reasut Hossein v. Hajee Abdoollah 2 C. 131 : 26 W.R. 50 : 3 I.A. 221. The petition is dismissed with costs.


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