BHUJANGA RAO Vs. VENKANNA
LAWS(PVC)-1901-4-11
PRIVY COUNCIL
Decided on April 22,1901

BHUJANGA RAO Appellant
VERSUS
VENKANNA Respondents

JUDGEMENT

- (1.) HAVING regard to the express language of Section 69 of the Rent Recovery Act, we cannot say that the Judge was at liberty to excuse the delay in presenting the appeal. If he could have done so, we should have difficulty in holding that the affidavit disclosed sufficient grounds.
(2.) WE dismiss this appeal with costs.;


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