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Hanmant Ramchandra Kulkarni Vs. Secretary of State for India - Court Judgment

LegalCrystal Citation
SubjectFamily;Civil
CourtMumbai
Decided On
Case Number Appeal under the Letters Patent No. 38 of 1927
Judge
Reported inAIR1930Bom254; (1930)32BOMLR155; 129Ind.Cas.391
AppellantHanmant Ramchandra Kulkarni
RespondentSecretary of State for India
DispositionAppeal dismissed
Excerpt:
bombay revenue jurisdiction act (x of 1876), section 4 - bombay hereditary offices act (bom. iii of 1874) sections 36, 86, 67, 4-bom act v of 1886 section 2-civil court-jurisdiction-suit for declaration that plaintiff is preferential heir of last watandar-suit can lie against a rival heir-suit against government barred-female watandar-females to the last watandar are entitled to watan in preference to a male of the original watan family-'family,' definition of, in section 4-appeal court-cognizance of events happening since the filing of the suit.;the civil courts have no jurisdiction in matters which are within the exclusive jurisdiction of the collector, namely, the duty to determine the custom of the watan and what persons shall be recognized as representative watandars under section 25.....patkar, j.
Judgment:

Patkar, J.


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