Skip to content


Kisan Tukaram Takle Vs. Bapu Tukaram Ghadling - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtMumbai
Decided On
Case Number Second Appeal No. 255 of 1924
Judge
Reported inAIR1925Bom424; (1925)27BOMLR670
AppellantKisan Tukaram Takle
RespondentBapu Tukaram Ghadling
DispositionAppeal dismissed
Excerpt:
hindu law - daughters- -inheritance-aluolulc estate in the bombay presidency, under the hindu law daughters inheriting from their father take an absolute interest. if there is no division between them, they take as tenants-in-common and not as joint tenants.;vithappa v. savitri (1910) i.l.r. 34 bom. 510 : s.c. 12 bom. l.r. 487, followed. - norman macleod, kt., c.j.1. we think this case is governed by the decision in vithappu v. savitri i.l.r(1910) . 34 bom. 510 : 12 bom. l.r. 487 daughters under the hindu law inheriting from their father take an absolute interest, and if there is no division, they take as tenants-in-common and not as joint tenants. there was, therefore, no question in this case of taking by survivorship. the appeal is dismissed with costs.
Judgment:

Norman Macleod, Kt., C.J.

1. We think this case is governed by the decision in Vithappu v. Savitri I.L.R(1910) . 34 Bom. 510 : 12 Bom. L.R. 487 Daughters under the Hindu law inheriting from their father take an absolute interest, and if there is no division, they take as tenants-in-common and not as joint tenants. There was, therefore, no question in this case of taking by survivorship. The appeal is dismissed with costs.


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