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Krishnama Chari Vs. Gangarau Reddi - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Judge
Reported in(1882)ILR5Mad229
AppellantKrishnama Chari
RespondentGangarau Reddi
Excerpt:
rent act, section 9 - landholder--purchaser of four shares in a shrotriyam village not entitled to enforce acceptance of patta. - innes and muttusami ayyar, jj.1. it appears that the defendant has not paid rent to plaintiff's predecessors in title and to the other shrotri yamdars separately in respect of the interest of each in the shrotriyam, nor does it appear that the shrotriyamdars have agreed among themselves to receive the melvaram separately. we think that the several shrotriyamdars constitute one single landholder, and one of them is not entitled under the circumstances to enforce acceptance of a separate patta.
Judgment:

Innes and Muttusami Ayyar, JJ.

1. It appears that the defendant has not paid rent to plaintiff's predecessors in title and to the other Shrotri yamdars separately in respect of the interest of each in the Shrotriyam, nor does it appear that the Shrotriyamdars have agreed among themselves to receive the melvaram separately. We think that the several Shrotriyamdars constitute one single landholder, and one of them is not entitled under the circumstances to enforce acceptance of a separate patta.


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