SUBBARAYA IYEN Vs. PADMANABHA VADHYAR
LAWS(PVC)-1901-10-19
PRIVY COUNCIL
Decided on October 16,1901

SUBBARAYA IYEN Appellant
VERSUS
PADMANABHA VADHYAR Respondents

JUDGEMENT

- (1.) THERE is no direction in the decree that the mortgagee in default of delivering up the title deeds of the property lo the mortgagor should furnish security to the value of the property. The order directing security is, therefore, set aside and the respondent will pay the appellant's costs in this and in the lower appellate Court. The appellant's petition will be disposed of according to law.;


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