Skip to content


Annaya Madvalaya Vs. Sidaya Murgayya Salgar - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtMumbai
Decided On
Case Number Second Appeal No. 27 of 1919
Judge
Reported in(1920)22BOMLR1092
AppellantAnnaya Madvalaya
RespondentSidaya Murgayya Salgar
DispositionAppeal dismissed
Excerpt:
hindu law - succession-paternal uncle's grandson-sister's son- priority between. under hindu law, the paternal uncle's grandson is entitled to succeed in preference to the sister's son. - norman macleod, kt., c.j.1. the only question in this appeal is whether the plaintiff, who is the sister's son of virbhadrappa, is a nearer heir than the defendant who is great-grandson of virbhadrappa'a paternal uncle. when the succession fell in at the death of virbhadrappa's mother nilawa, the defendant's father was alive, and there can be no doubt that the defendant's father, who was a gotraja sajiinda, was the nearer heir than the sister's son who would only rank as a bandhu. the appeal is dismissed with costs.
Judgment:

Norman Macleod, Kt., C.J.

1. The only question in this appeal is whether the plaintiff, who is the sister's son of Virbhadrappa, is a nearer heir than the defendant who is great-grandson of Virbhadrappa'a paternal uncle. When the succession fell in at the death of Virbhadrappa's mother Nilawa, the defendant's father was alive, and there can be no doubt that the defendant's father, who was a gotraja sajiinda, was the nearer heir than the sister's son who would only rank as a bandhu. The appeal is dismissed with costs.


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