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Chinnathal Vs. Viruthacha Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1898)8MLJ37
AppellantChinnathal
RespondentViruthacha Pillai and ors.
Excerpt:
- 1. the district judge is wrong in holding there is no appeal. apparently he has overlooked the last para. of section 244 prima facie the widow is entitled, there' having been in point of law a partition between her husband and his co-parceners.2. we must reverse the order of the district judge and direct him to proceed according to law.3. the appellant is entitled to costs of the appeal and the costs to be provided for in review order.
Judgment:

1. The District Judge is wrong in holding there is no appeal. Apparently he has overlooked the last para. of Section 244 Prima facie the widow is entitled, there' having been in point of law a partition between her husband and his co-parceners.

2. We must reverse the order of the District Judge and direct him to proceed according to law.

3. The appellant is entitled to costs of the appeal and the costs to be provided for in review order.


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