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Vasudevan Nambudri and anr. Vs. Krishna Pisharoti Karnavan and Manager of the Tarwad and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1903)13MLJ274
AppellantVasudevan Nambudri and anr.
RespondentKrishna Pisharoti Karnavan and Manager of the Tarwad and ors.
Cases ReferredKrishna Pillai v. Rangasami Pillai I.L.R.
Excerpt:
- 1. even assuming that exhibit i operates as an acknowledgment within the meaning of section 19 of the limitation act, (as to which we express no opinion), we see no reason to doubt the soundness of the principle upon which the judgment in the case reported in krishna pillai v. rangasami pillai i.l.r. 18 m 462 proceeded. following that case we hold that this second appeal must be dismissed with costs.
Judgment:

1. Even assuming that Exhibit I operates as an acknowledgment within the meaning of Section 19 of the Limitation Act, (as to which we express no opinion), we see no reason to doubt the soundness of the principle upon which the judgment in the case reported in Krishna Pillai v. Rangasami Pillai I.L.R. 18 M 462 proceeded. Following that case we hold that this second appeal must be dismissed with costs.


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