SAVARIMUTHU Vs. AITHURUSU ROWTHAR
LAWS(PVC)-1901-10-8
PRIVY COUNCIL
Decided on October 17,1901

SAVARIMUTHU Appellant
VERSUS
AITHURUSU ROWTHAR Respondents

JUDGEMENT

- (1.) WE are of opinion that a suit for the profits of immoveable property belonging to the plaintiff which have been wrongfully received by the defendant who dispossessed the plaintiff in execution of a decree afterwards set aside on appeal is not cognizable by a Court of Small Causes.;


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