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


Madras High Court
In Re: Reference Under Court Fees … vs Unknown on 31 January, 1894
Equivalent citations: (1894) 4 MLJ 22


JUDGMENT

1. The appeal is capable of being valued and it is for the appellants under Section 7, Clause IV,(f), of the Court Fees Act to say what the value is.


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