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Raja Bahadur Narasingarji … vs Vaddamari Malakondayya Naidu on 6 November, 1914

Madras High Court
Raja Bahadur Narasingarji … vs Vaddamari Malakondayya Naidu on 6 November, 1914
Equivalent citations: 29 Ind Cas 601
Bench: Oldfield, Tyabji


JUDGMENT

1. The only point arguable in second appeal, with which we have been pressed, is whether Section 11(3) of Act VIII of 1865 and the corresponding provision of Act I of 1908 should be given retrospective effect. Foulkes v. Muthusami Goundan 21 M. 503 : 8 M.L.J. 207 is against this.

2. The second appeal is dismissed with costs.

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