Madabhushi Seshacharlu vs Singara Seshaya on 23 February, 1883

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Madras High Court
Madabhushi Seshacharlu vs Singara Seshaya on 23 February, 1883
Equivalent citations: (1883) ILR 7 Mad 55
Author: K Charles Turner
Bench: C A Turner, Kt., M Ayyar

JUDGMENT

Charles A. Turner, Kt., C.J.

1. We consider that signature by a mark would be, under the circumstances, a sufficient compliance with the Act.

2. We set aside the decree dismissing the suit and direct the Lower Appellate Court to re-hear the appeal.

3. The costs of this application will abide and follow the result.

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