Rangachariar vs Balaramasami Chetti And Ors. on 10 December, 1897

Madras High Court
Rangachariar vs Balaramasami Chetti And Ors. on 10 December, 1897
Equivalent citations: (1898) 8 MLJ 53


JUDGMENT

1. We think this case is clearly distinguishable from Kunhi v. Seshagiri I.L.R. 5 M. 141. We cannot see how an application for a list of attached property can be said to be an application to take a step in aid of execution.

2. The appeal is allowed, and the District Munsif’s order restored with all costs.

Leave a Reply

Your email address will not be published.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

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *