JYOTHIS KURIES AND LOANS Vs. GEORGE JOSE
LAWS(KER)-2003-7-54
HIGH COURT OF KERALA
Decided on July 02,2003

JYOTHIS KURIES , LOANS Appellant
VERSUS
GEORGE JOSE Respondents

JUDGEMENT

- (1.) The plaintiff in O.S. 171/92 on the file of the Munsiffs Court, Chavakkad is the appellant in this C.M.A. The Judgment passed by the District Court, Thrissur in A.S.215/93 is under challenge.
(2.) The appellant filed the above suit for realisation of Rs.6,000 with interest at 12 per cent per annum from the defendants respondents herein alleging to be due as per the promissory note alleged to have executed by them in favour of the appellant.
(3.) The 1st defendant 1st respondent herein contended that the appellant is not a registered partnership firm and the person who verified and signed the plaint is not competent to do so. He also denied the execution of the promissory note and receipt of any amount from the appellant.;


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