Daivanayagam Pillai vs Rangasami Ayyar on 21 August, 1895

Madras High Court
Daivanayagam Pillai vs Rangasami Ayyar on 21 August, 1895
Equivalent citations: (1896) ILR 19 Mad 29
Bench: Parker, S Ayyar

JUDGMENT

1. We agree with the learned Judge that there is no second appeal.

2. The appeal is dismissed with costs.

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *