S.O. KRISHNA AIYAR Vs. S.V. NARAYANAN ALIAS S.V. DORAISWAMI
LAWS(MAD)-1950-9-33
HIGH COURT OF MADRAS
Decided on September 21,1950

S.O. Krishna Aiyar Appellant
VERSUS
S.V. Narayanan Alias S.V. Doraiswami Respondents

JUDGEMENT

BALAKRISHNA AYYAR, J. - (1.) WHAT the learned Judge has reallydone is to write a second judgment reversinghis first because on fuller argument and further consideration he thought that the view hehad first taken was wrong. This is clearly nota purpose for which Order 47 (1) is intended. Thispetn is allowed with costs and the proceedingsof the Ct below under the power of reviewwhich it supposed it had are set aside.;


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