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Sambadiva Ayyar Vs. Subramania Pillai and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in170Ind.Cas.856
AppellantSambadiva Ayyar
RespondentSubramania Pillai and ors.
Excerpt:
mortgage - suit on purchase by mortgagee in execution of decree--prior purchaser of equity of redemption, and not impleaded in suit, resisting--remedy of mortgagee-purchaser--limitation--cause of action-limitation, act (ix of 1908), schedule i, article 132--prior purchaser's right to redeem. - order71. it is hereby agreed between the parties, that a sum of rs. 3,800 (rupees three thousand eight hundred) only should be paid into the court of the subordinate judge of tanjore by the 3rd respondent herein on or before january 10, 1936, in full satisfaction of the decree including all costs incurred up to date. the appellant is at liberty to draw the amount. if such deposit of the entire amount is not made by the 3rd respondent as aforesaid, the decree as it stands will be, operative and enforceable.
Judgment:
ORDER

71. It is hereby agreed between the parties, that a sum of Rs. 3,800 (Rupees Three thousand eight hundred) only should be paid into the Court of the Subordinate Judge of Tanjore by the 3rd respondent herein on or before January 10, 1936, in full satisfaction of the decree including all costs incurred up to date. The appellant is at liberty to draw the amount. If such deposit of the entire amount is not made by the 3rd respondent as aforesaid, the decree as it stands will be, operative and enforceable.


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