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Navarathanmal vs T V Venkatachala on 7 July, 2008

Karnataka High Court
Navarathanmal vs T V Venkatachala on 7 July, 2008
Author: V.G.Sabhahit & S.N.Satyanarayana


or xxxr ADDI… cm CIVIL JIJIDGE, ‘§3ANG;§«LGRE;.,:_J%Ji’:’

DECREEING THE SUIT FOR RECOVERY V ‘ ~

This . Appeal comix”-‘g ‘on fdI’~…..gia§,’, %

SABHAHIT J., delivered the fauowaggz»

JUDGME_’._;’_€’__i_” V’
This matter was 011? passed _ovcr since the

counsel appearing fpr the apfiéilalifAx§a$”‘1;f§FT..:3;ésent. Mather
was calied against” is not
present and n<:~ V
'I'}:xc:v
% Judge

Sd/-*
Judge

" ~ — ,'" ;'.<_jE$':£r*"'f"

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