Skip to content


Pappy Amma Vs. Prabhakaran Nair - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKerala High Court
Decided On
Case NumberA.S. No. 494 of 1966
Judge
Reported inAIR1972Ker1
ActsLimitation Act, 1908 - Schedule - Articles 142 and 144
AppellantPappy Amma
RespondentPrabhakaran Nair
Appellant Advocate T.S. Venkiteswara Iyer, Adv.
Respondent Advocate K. Chandreaskharan, Adv.
DispositionAppeal dismissed
Cases ReferredMt Murthi v. Moham
Excerpt:
- cases referred: marimuthu goundan v. thambi, 1960 ker lj 1304; kalliyani v. kaliani, 1969 ker lt 362; gouri amma v. kochali amma, 1970 ker lt 111; qadir bux v. ramchand, air 1970 all 289; p. lakshmi reddi v. l. lakshmi beddi, air 1957 sc 314; smt. radharani v. smt. kanaklata, air 1960 cal 533; mt murthi v. moham-mad mir khan. air 1965 sc 875disposition: appeal dismissed
Judgment:

Cases Referred:

Marimuthu Goundan v. Thambi, 1960 Ker LJ 1304; Kalliyani v. Kaliani, 1969 Ker LT 362; Gouri Amma v. Kochali Amma, 1970 Ker LT 111; Qadir Bux v. Ramchand, AIR 1970 All 289; P. Lakshmi Reddi v. L. Lakshmi Beddi, AIR 1957 SC 314; Smt. Radharani v. Smt. Kanaklata, AIR 1960 Cal 533; Mt Murthi v. Moham-mad Mir Khan. AIR 1965 SC 875

Disposition:

Appeal dismissed


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