KRISTNAMA NAICKEN Vs. SRINIVASAVARATHACHARI
LAWS(PVC)-1901-4-2
PRIVY COUNCIL
Decided on April 24,1901

KRISTNAMA NAICKEN Appellant
VERSUS
SRINIVASAVARATHACHARI Respondents

JUDGEMENT

- (1.) WE think the District Munsif was wrong in holding that an order for payment of money could be made under Section 27 of the Rent Recovery Act. But no injustice has been done; the District Munsif having jurisdiction to try a suit for the same purpose and it appearing that the defendant raised all the defences which he could have raised in a regular suit we dismiss the petition with costs.;


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