Skip to content


Raman alias Kuttan's daughter Karthyayini and Anr. Vs. theyyan's son Raman and Anr. (11.10.1910 - MADHC) - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.572
AppellantRaman alias Kuttan's daughter Karthyayini and Anr.
Respondenttheyyan's son Raman and Anr.
Cases ReferredSee Achutta Bhatta v. Manjunathayya
Excerpt:
civil procedure code (act v of 1908), order xli, rule 22(4) - dismissal of appeal for default--power of court to deal with memorandum of objections. - 1. this appeal is dismissed with costs for default. under order xli, rule 22 sub-rule 4, we deal with this memorandum of objections.2. we think the memorandum of objections must be allowed with costs: see achutta bhatta v. manjunathayya 26 m. 654.
Judgment:

1. This appeal is dismissed with costs for default. Under Order XLI, Rule 22 sub-rule 4, we deal with this memorandum of objections.

2. We think the memorandum of objections must be allowed with costs: See Achutta Bhatta v. Manjunathayya 26 M. 654.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //