Posted On by &filed under High Court, Madras High Court.


Madras High Court
Rajaruthna Kavundan vs Doraisami Kavundan And Ors. on 16 December, 1908
Equivalent citations: 4 Ind Cas 1134
Bench: Munro, S Nair


JUDGMENT

1. The application of the 2nd February 1904 was returned for amendment and return in 7 days. On the 4th March, the application was re-submitted after correction. The question is whether the re-submission amounts to an application to the Court to take a step-in-aid of execution under Article 179(4) of the second Schedule of the Limitation Act. We are clear that it does not. All that the applicant did on the 4th March, was to comply with an order of the Court. This is very different from making an application to the Court to do something towards the execution of the decree. The application is dismissed with costs.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

114 queries in 0.489 seconds.