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Madras High Court
Anna Pillai vs Thangathammal on 27 November, 1896
Equivalent citations: (1897) ILR 20 Mad 78
Bench: S Ayyar, Davies


JUDGMENT

1. The decree was not so formal as it should have been under the Transfer of Property Act. This is no doubt due to the fact that that Act had only just come into force at the time when the decree was passed. The decree is in reality a decree for sale. There is nothing to show that the property to be sold is not liable to the debt.

2. The appeal is dismissed under Section 551, Code of Civil Procedure.


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