ANAND Vs. RENGANATHAN
LAWS(MAD)-2019-12-41
HIGH COURT OF MADRAS
Decided on December 02,2019

ANAND Appellant
VERSUS
RENGANATHAN Respondents

JUDGEMENT

S.M.SUBRAMANIAM,J. - (1.) The first appeal on hand is directed against the judgment and decree dated 12.11.2010 passed by the learned District Judge, Puducherry at Karaikkal in O.S. No. 8 of 2010.
(2.) The defendant is the appellant and the respondent is the plaintiff in the present first appeal.
(3.) The respondent/plaintiff filed O.S. No. 8 of 2010 in Order VII, Rule 1 of the Civil Procedure Code, 1908 for the relief of recovery of money to a sum of Rs. 4,76,000/-with 12% interest per annum on Rs. 4,00,000/- from the date of plaint till the date of realisation and to pay the costs.;


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