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Madras High Court
In Re: Ari Chetty vs Unknown on 26 January, 1903
Equivalent citations: (1903) 13 MLJ 271


JUDGMENT

1. The notification which authorized the adjournment of the Court for the vacation makes provision only for the receipt of certain papers and the grant of copies of documents on certain days during the vacation.

2. The Court must be regarded as closed for other purposes. The payments therefore made on the first day after the vacation must be regarded as made in time.


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