Skip to content


Appana Vs. Tangamma, Wife of Manjushetti - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom106
AppellantAppana
RespondentTangamma, Wife of Manjushetti
Excerpt:
civil pocedure code (act no. xiv of 1882), section 266 - attachment--wearing apparel--mangalsutra (a neck ornament). - section 31(4) (since repealed) :[tarun chatterjee & h.l.dattu, jj] jurisdiction of high court - respondent, a government company, chartered appellants vessel to carry rock phosphate from togo to west coast india - dispute arose between parties - under agreement, respondent had chosen mumbai as port of delivery vessel carrying rock phosphate was delivered at port of bombay - application filed by respondent earlier before delhi high court for appointment of certain individual as arbitrator had become infructuous because of his demise held, high court of bombay, is not correct in rejecting arbitration petition filed by appellant on ground of lack of jurisdiction. charles sargent, c.j.1. we think that, having regard to the universal practice amongst hindus for a married woman to wear a mangalsutra during the life-time of her husband without ever removing it, it must be regarded, as a part of her necessary wearing apparel, and, therefore, not liable to execution.
Judgment:

Charles Sargent, C.J.

1. We think that, having regard to the universal practice amongst Hindus for a married woman to wear a mangalsutra during the life-time of her husband without ever removing it, it must be regarded, as a part of her necessary wearing apparel, and, therefore, not liable to execution.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //