Muttirangotmanakal … vs Erangot Trikovil Pishareth Rama … on 10 August, 1883

Madras High Court
Muttirangotmanakal … vs Erangot Trikovil Pishareth Rama … on 10 August, 1883
Equivalent citations: (1883) ILR 7 Mad 99
Author: Kindersley
Bench: Kindersley, Hutchins


JUDGMENT

Kindersley, J.

1. We do not think the plaintiff could be considered a household servant or labourer within the meaning of Article 7 of the Limitation Act.

2. This petition is dismissed with costs.

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