Sriranga Chettiar vs Subramania Asari on 15 April, 1926

Madras High Court
Sriranga Chettiar vs Subramania Asari on 15 April, 1926
Equivalent citations: AIR 1927 Mad 81


ORDER

Wallace, L.

1. It is clear that the Stationary Sub-Magistrate of Bhavani has taken cognizance of the case de novo before the transfer to the Stationary Sub-Magistrate of Gopichettipalayam. The latter, therefore, has no jurisdiction to proceed with the case. The case is, therefore, retransferred to the Stationary Sub-Magistrate of Bhavani who will now proceed with it.

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