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Ari Chettiar Vs. Rama Reddiar and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.567
AppellantAri Chettiar
RespondentRama Reddiar and ors.
Excerpt:
evidence act (i of 1872), section 35 - entry of a ward's age in the administration report of the court of wards. - 1. exhibit iii which is an entry of the ward's age in the administration report of the court of wards, is evidence of his age under section 35 of the evidence act. the district judge was justified in acting on it. the second appeal is dismissed with costs.
Judgment:

1. Exhibit III which is an entry of the Ward's age in the Administration Report of the Court of Wards, is evidence of his age under Section 35 of the Evidence Act. The District Judge was justified in acting on it. The second appeal is dismissed with costs.


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