KOTHANDARAMA AIYAR Vs. SIVAGNANA DESIKAR ALIAS GNANA SAMBANDA PANDARASANNADHI
LAWS(PVC)-1900-8-21
PRIVY COUNCIL
Decided on August 28,1900

KOTHANDARAMA AIYAR Appellant
VERSUS
SIVAGNANA DESIKAR ALIAS GNANA SAMBANDA PANDARASANNADHI Respondents

JUDGEMENT

- (1.) WE set aside the order of the Subordinate Judge and direct him to return the records to the arbitrator in order that he may deal with the cases under the submissions to arbitration. The Subordinate Judge should fix a time for the Submission of the award. The costs of these petitions will be costs in the causes.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.