THOMAS CHURCH Vs. THE DISTRICT POLICE CHIEF
LAWS(KER)-2017-8-72
HIGH COURT OF KERALA
Decided on August 24,2017

Thomas Church Appellant
VERSUS
The District Police Chief Respondents

JUDGEMENT

DAMA SESHADRI NAIDU, J. - (1.) Faith can move mountains: Mathew 17:20.
(2.) It can move courts, too. Here, the faithful moved the courts so often that the very faith seems to have receded to the background --almost.
(3.) Factional fighting in a church led to litigation in a District Court, and it reached all the way up to the Apex Court. The Court held in the Civil Appeal that its findings in another Civil Appeal, arising out of a representative suit, would bind. So, it disposed of the appeal "in terms of" the representative legal proceedings.;


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