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Suraj Bhan Singh Vs. Sah ChaIn Sukh - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtMumbai
Decided On
Judge
Reported in(1927)29BOMLR1385
AppellantSuraj Bhan Singh
RespondentSah ChaIn Sukh
DispositionAppeal dismissed
Excerpt:
hindu law-alienation-widow-necessity for small part of consideration not established.;where a sale by a hindu widow for rs. 19,000 was proved to be for legal necessity to the extent of rs. 17,378, the judicial committee, applying the principles laid down in krishn das v. nathu ram (1926) l.r. 54 i.a. 79, s.c. 29 bom. l.r. 825, and niamat rai v. din dayal (1927) l.r. 54 i.a. 211, s.c. 29 bom. l.r. 886, held that the sale could not be challenged. - blanesburgh, j.1. it appearing to the board that this case comes within the principles laid down by the board in the cases of krishn das v. nathu, ram(1) and naimat rai v. din dayal(2) their lordships, without taking into consideration the facts of the case, will humbly advise his majesty that this appeal should be dismissed with costs.
Judgment:

Blanesburgh, J.

1. It appearing to the Board that this case comes within the principles laid down by the Board in the cases of Krishn Das v. Nathu, Ram(1) and Naimat Rai v. Din Dayal(2) their Lordships, without taking into consideration the facts of the case, will humbly advise His Majesty that this appeal should be dismissed with costs.


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