Skip to content


V.R. Jagannatha Mudaliar Vs. Vathyar Appasawmy Mudaliar - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1914Mad685(1); 24Ind.Cas.782
AppellantV.R. Jagannatha Mudaliar
RespondentVathyar Appasawmy Mudaliar
Cases ReferredDevata Sri Ramamurthi v. Venkata Sitarama
Excerpt:
civil procedure code (act v of 1908), section 116 - order setting aside ex parte decree--high court will not interfere--petitioner's right to contest it in appeal against final decree. - sadasiva aiyar, j.1. i do not wish to express any opinion upon the legality or propriety of the district munsif's order setting aside the ex parte decree [see, however, venkatarama aiyar v. nataraja aiyar 18 ind. cas. 360 : 24 m.l.j. 235 : 13 m.l.t. 140 : (1913) m.w.n. 165.].2. i think that as the petitioner could object to the order of the munsif in appeal in the regular course to the district court, if the suit was decided against him at the re-hearing, this is not a fit case to interfere under section 315 of the civil procedure code : devata sri ramamurthi v. venkata sitarama chandra row 22 ind. cas. 279 : (1914) m.w.n. 95.3. i dismiss the petition but without costs.
Judgment:

Sadasiva Aiyar, J.

1. I do not wish to express any opinion upon the legality or propriety of the District Munsif's order setting aside the ex parte decree [see, however, Venkatarama Aiyar v. Nataraja Aiyar 18 Ind. Cas. 360 : 24 M.L.J. 235 : 13 M.L.T. 140 : (1913) M.W.N. 165.].

2. I think that as the petitioner could object to the order of the Munsif in appeal in the regular course to the District Court, if the suit was decided against him at the re-hearing, this is not a fit case to interfere under Section 315 of the Civil Procedure Code : Devata Sri Ramamurthi v. Venkata Sitarama chandra Row 22 Ind. Cas. 279 : (1914) M.W.N. 95.

3. I dismiss the petition but without costs.


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