VENKATESWARULU Vs. BRAHMARAVUTU RAJA KRISTNAJI
LAWS(PVC)-1901-12-38
PRIVY COUNCIL
Decided on December 12,1901

VENKATESWARULU Appellant
VERSUS
BRAHMARAVUTU RAJA KRISTNAJI Respondents

JUDGEMENT

- (1.) THE extension of a certificate under Section 10 of Act VII of 1889 to additional debts is not the grant of a certificate so as to give a right of appeal under Section 19 of the Act against the extension.
(2.) THE appeal is rejected with costs.;


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