Posted On by &filed under High Court, Madras High Court.


Madras High Court
Chelasami Ramiah vs Chelasami Ramasami on 10 January, 1913
Equivalent citations: 18 Ind Cas 363
Bench: A White, S Nair, S Aiyar


JUDGMENT

1. According to the answer, returned by the Full Bench to the reference made by us, the petition must be dismissed with costs.


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