CHINNAMMAL Vs. ATHINATHA LYENGAR
LAWS(PVC)-1900-4-10
PRIVY COUNCIL
Decided on April 24,1900

CHINNAMMAL Appellant
VERSUS
ATHINATHA LYENGAR Respondents

JUDGEMENT

- (1.) FOLLOWING Tirumal Rao V/s. Syed Dastaghiri Miyah (1898) I.L.R. 22 M. 286 we must hold that the District Judge was wrong in the view that Section 310-A of the Code does not apply to the case. The District Judge had no jurisdiction, We must reverse the order.;


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