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Madras High Court
Venkateswarulu vs Brahmaravutu Raja Kristnaji And … on 12 December, 1901
Equivalent citations: (1902) ILR 25 Mad 634
Bench: Benson, B Ayyangar


JUDGMENT

1. The extension of a certificate under Section 10 of Act VII of 1889 to additional debts is not the grant of a certificate so as to give a right of appeal under Section 19 of the Act against the extension.

2. The appeal is rejected with costs.


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