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Madras High Court
R. Srinivasa Iyengar vs S.K.M.R.M. Ramaswami Chettiar By … on 26 March, 1915
Equivalent citations: 29 Ind Cas 846
Bench: J W Aiyar, K Sastri


JUDGMENT

1. We see no sufficient reason for interfering with the discretion of the learned Judge in refusing to send for the records.

2. The appeal is dismissed. There will be no costs in this Court.


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