Sreeman Sadagopa Srinivasa … vs K. Ramanuja Chariar And Anr. on 21 December, 1895

Madras High Court
Sreeman Sadagopa Srinivasa … vs K. Ramanuja Chariar And Anr. on 21 December, 1895
Equivalent citations: (1895) 5 MLJ 75


JUDGMENT

1. We do not think that Section 622, Civil Procedure Code, applies, since, under Section 591, the order may be made ground of objection in the appeal against the final decree.

2. See Motilal Kashibhai v. Nana I.L.R. 18 B. 35, in which a previous decision of this Court has been followed.

3. The petition is dismissed with costs.

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