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Madras High Court
Savarimuthu And Ors. vs Aithurusu Rowthar on 17 October, 1901
Equivalent citations: (1902) ILR 25 Mad 103
Bench: A White, Benson, B Ayyangar


JUDGMENT

1. We are of opinion that a suit for the profits of immoveable property belonging to the plaintiff which have been wrongfully received by the defendant who dispossessed the plaintiff in execution of a decree afterwards set aside on appeal is not cognizable by a Court of Small Causes.


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