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In Re: Tukaram Vithal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1878)ILR2Bom527
AppellantIn Re: Tukaram Vithal
Excerpt:
the bombay district municipal act, no. vi of 1873. - indian succession act (39 of 1925), section 63: [s.b. sinha & cyriac joseph, jj] will validity - deceased, was a very wealthy person - he floated several companies - he left behind his daughters, s and j - he was suffering from various diseases including some neurological ones - for his treatment, he used to frequently visit united states of america accompanied by his wife and daughter - by reason of a will, he is said to have bequeathed 50% of his property to s and 50% to j in a letter addressed to the 1st respondent, viz., s, he is purported to have recorded that the he had given all his shares to her - will was not only unnatural but was surrounded by a large number of suspicious circumstances held, it is a fit case where the.....1. the court concur in the ruling and the reasons given for it by the second class magistrate of nasik, rav saheb shridhar gundo, viz., that clause 1 of section 74 of the municipal act, bombay, no. vi of 1873, applies only to the second clause of section 39 of the same act.
Judgment:

1. The Court concur in the ruling and the reasons given for it by the Second Class Magistrate of Nasik, Rav Saheb Shridhar Gundo, viz., that Clause 1 of Section 74 of the Municipal Act, Bombay, No. VI of 1873, applies only to the second clause of Section 39 of the same Act.


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