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Madras High Court
Karnam Narasimhulu vs Secretary Of State For India In … on 5 August, 1912
Equivalent citations: 17 Ind Cas 393
Bench: S Aiyar, Napier


JUDGMENT

1. The case in Silamban Chetty v. Ramanadhan Chetty 33 M. 256 : 7. M.L.T. 29 : (1910) M.W.N. 141 : 21 M.L.J. 152 : 4 Ind. Cas. 301 shows that the appellant is entitled to deduct the time required for obtaining the copy of the judgment of the District Munsif in addition to the time required for obtaining the copy of the decree. If such time is deducted, the appeal to the lower Appellate Court from the District Munsif’s judgment was not barred.

2. The lower Appellate Court’s judgment dismissing the appeal to it as barred by limitation is, therefore, reversed, and the Court will hear the appeal and dispose of it according to law.

3. The costs here and in the lower Appellate Court will abide the result.


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