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


Madras High Court
Tadapalli Bapa1Ya And Ors. vs Putti Kottaya And Anr. on 16 September, 1909
Equivalent citations: 3 Ind Cas 940
Bench: Munro, A Rahim


JUDGMENT

1. We agree with the District Judge. The application of 1904 was within 12 years and that application was never dismissed, the order on it being merely “proceedings closed”. The appeal 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Your email address will not be published.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 *

64 queries in 0.097 seconds.