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Sankara Bhatta v/s Subraya Bhatta

    Decided On, 08 February 1911

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE ABDUR RAHIM & THE HONOURABLE MR. JUSTICE AYLING

    For the Appearing Parties: -------



Judgment Text

[1] We think the appeal must be allowed.

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The appellant was not at the Trivandrum house when the summons was left with his brother, but was employed at Alatur, which is far away from Trivandrum and no attempt appears to have been made to serve him personally. The ex parte decree will be set aside and the suit as against the appellant will be heard by the District Munsif. Costs will abide the result.
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