BALIREDDI VISSANNA ALIAS VISWANADHAM AND ORS. Vs. VENKAYALA APPALANARASAYYA
LAWS(MAD)-1944-11-6
HIGH COURT OF MADRAS
Decided on November 03,1944

Balireddi Vissanna Alias Viswanadham And Ors. Appellant
VERSUS
VENKAYALA APPALANARASAYYA Respondents

JUDGEMENT

Wadsworth, J. - (1.) WHEN a mortgage in favour of A and B is superseded by another mortgage in favour of A alone, the second debt is not in favour of the same creditor as the first and ban not be treated as a renewal, for the purpose of the explanation to Section 8, Madras Act, 4 of 1938, The appeal is dismissed with costs.;


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