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Syed Abbas Ali Saheb Vs. Kaliki Runga Reddi - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in16Ind.Cas.382
AppellantSyed Abbas Ali Saheb
RespondentKaliki Runga Reddi
Excerpt:
civil procedure code (act v of 1908), order xli, rule 31 - judgment--omission to set out facts and discuss evidence. - 1. we do not think the judgment can be said to satisfy the requirements of order xli, rule 31 of the civil procedure code either in substance or in form. we must set aside the decree of the lower appellate court and send the case back to be disposed of according' to law. costs will abide the event.
Judgment:

1. We do not think the judgment can be said to satisfy the requirements of Order XLI, Rule 31 of the Civil Procedure Code either in substance or in form. We must set aside the decree of the lower Appellate Court and send the case back to be disposed of according' to law. Costs will abide the event.


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