MAHARAJAH OF JEYPORE Vs. JAYAKOTA JAMMANADORA
LAWS(PVC)-1901-1-1
PRIVY COUNCIL
Decided on January 08,1901

MAHARAJAH OF JEYPORE Appellant
VERSUS
JAYAKOTA JAMMANADORA Respondents

JUDGEMENT

- (1.) This is an application presented by the Maharajah of Jeypore under Rule 20 of the Agency Rules praying the High Court to direct the Agent to\the Governor at Vizagapatam to review his judgment in Appeal Suit No. 5 of 1898 reversing the decision of the Senior Assistant Agent giving a decree in favor of the Maharajah for possession of certain villages on the ground that he was entitled to resume the villages as the terms on which they had been granted to the defendants had been violated.
(2.) On behalf of the defendants two preliminary objections are raised: (1) that the latter part of Rule 20 under which the application is made is ultra vires and that, therefore, no such application can be entertained by this Court; and (2) that even if the latter part of Rule 20 is not ultra vires this application should not have been presented to this Court but to the Governor in Council under Rule 31.
(3.) As regards the first objection Rule 20 runs as follows: All decrees passed by the Agent on appeals from decrees of his subordinates shall be final, the Sadr Court having the power on special grounds to require him to review his judgment, as directed by them.;


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