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Mathura Prasad Vs. Durga Wati and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in(1914)ILR36All380
AppellantMathura Prasad
RespondentDurga Wati and ors.
Excerpt:
act no. vii of 1889 (succession certificate act), section 4 - application for certificate--applicant alleging himself to be joint with deceased and entitled to his estate by survivorship. - - taking the application as it stands we think that it must fail......act vii of 1889. the appellant in his application to the lower court stated that the deceased gaya prasad, in respect of whose estate the certificate was wanted, was his brother and lived with him as a member of a joint undivided hindu family. there were certain other allegations made in the application which need not be referred to. the application was opposed and the learned judge rejected it. no evidence was given by either state in the court below m support of the allegations made in the application. the learned judge in rejecting the application said that he thought that the two brothers were separate and that one of the legatees under the will of the deceased was a more likely person to apply for and to be granted a succession certificate. we do not think that there was any.....
Judgment:

Muhammad Rafiq and Piggott, JJ.

1. This is an appeal from an order rejecting the application of the appellant for grant of a succession certificate under Act VII of 1889. The appellant in his application to the lower court stated that the deceased Gaya Prasad, in respect of whose estate the certificate was wanted, was his brother and lived with him as a member of a joint undivided Hindu family. There were certain other allegations made in the application which need not be referred to. The application was opposed and the learned Judge rejected it. No evidence was given by either state in the court below m support of the allegations made in the application. The learned Judge in rejecting the application said that he thought that the two brothers were separate and that one of the legatees under the will of the deceased was a more likely person to apply for and to be granted a succession certificate. We do not think that there was any evidence before the learned Judge to enable him to come to a decision with regard to the character of the family of the appellant and his deceased brother Gaya Prasad. Taking the application as it stands we think that it must fail. If the appellant was joint with his brother Gaya Prasad, he, the appellant, has succeeded to the estate of the deceased by survivorship, and in such a case, a certificate under Act VII of 1889 is unnecessary. The application, therefore, fails and the appeal is dismissed with costs.


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