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Muttammal Vs. Vengalakshmiammal - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in(1882)ILR5Mad32
AppellantMuttammal
RespondentVengalakshmiammal
Cases ReferredKumaravelu v. Virana Goundan Ante
Excerpt:
hind law - succession--stepmother--paternal grandmother. - - if, then, the stepmother can, under any circumstances, succeed--and possibly she may do so as a bandhu--she is not entitled to do so in priority to the paternal grandmother whose place in the line of heirs is distinctly declared.charles a. turner, kt., c.j. and kindersley, j.1. this court, in kumaravelu v. virana goundan ante p. 29 assigned reasons for holding that a stepmother cannot claim the position of a mother in succession to a son.2. we are not prepared to dissent from that conclusion. if, then, the stepmother can, under any circumstances, succeed--and possibly she may do so as a bandhu--she is not entitled to do so in priority to the paternal grandmother whose place in the line of heirs is distinctly declared.3. the appeal fails and is dismissed with costs.
Judgment:

Charles A. Turner, Kt., C.J. and Kindersley, J.

1. This Court, in Kumaravelu v. Virana Goundan Ante p. 29 assigned reasons for holding that a stepmother cannot claim the position of a mother in succession to a son.

2. We are not prepared to dissent from that conclusion. If, then, the stepmother can, under any circumstances, succeed--and possibly she may do so as a bandhu--she is not entitled to do so in priority to the paternal grandmother whose place in the line of heirs is distinctly declared.

3. The appeal fails and is dismissed with costs.


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