LAKSHMANAN CHETTIAR Vs. KANNAMMAL
LAWS(PVC)-1900-9-17
PRIVY COUNCIL
Decided on September 28,1900

LAKSHMANAN CHETTIAR Appellant
VERSUS
KANNAMMAL Respondents

JUDGEMENT

- (1.) THE execution was not complete as long as the purchaser had not secured possession, His application therefore may fairly be called an application to take a step-in-aid of execution Sariatoola Molla V/s. Raj Kumar Roy I.L.R. 27 Calc. 709. We must reverse the order and remand the case for disposal. THE costs of this appeal will abide and follow the result.;


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