DEVAYAMMAL Vs. POOSAPPAN
LAWS(MAD)-2019-11-993
HIGH COURT OF MADRAS
Decided on November 28,2019

Devayammal Appellant
VERSUS
Poosappan Respondents

JUDGEMENT

T.RAVINDRAN,J. - (1.) Aggrieved over the judgment and decree dated 24.03.2008 passed in O.S.No.34 of 2006 on the file of the Additional District Judge, Fast Track Court No.1, Erode, the plaintiff has preferred the first appeal.
(2.) For the sake of convenience, the parties are referred to as per their rankings in the trial court.
(3.) Suit for partition and permanent injunction.;


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