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Charavur Teramath and anr. Vs. Urath Lakshmi and ors. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtChennai
Decided On
Judge
Reported in(1883)ILR6Mad270
AppellantCharavur Teramath and anr.
RespondentUrath Lakshmi and ors.
Excerpt:
malabar law - uralars--trust management---power of majority. - section 16 (1) (c) :[tarun chatterjee & aftab alam,jj] ready and willing to perform-concurrent findings of fact on consideration of evidence on record that appellants-buyers were not ready and willing to perform terms and conditions of agreement for sale - buyers failing to pay balance consideration before agitating matter before supreme court held, concurrent finding cannot be interfered with. section 20: [tarun chatterjee & aftab alam,jj] whether time is the essence of contract held, many instance in contract which repeatedly showed that time was to be of essence of contract were specifically mentioned. clear condition in contract that purchasers would have to definitely deposit balance amount by date stipulated in.....1. it appears that the fourth uralar, with a knowledge that the suit was filed and that the plaintiffs objected to the renewal, assented to it, and it has been found the renewal was beneficial to the devaswam.2. under these circumstances we consider the suit was properly dismissed. this appeal is dismissed with costs.
Judgment:

1. It appears that the fourth Uralar, with a knowledge that the suit was filed and that the plaintiffs objected to the renewal, assented to it, and it has been found the renewal was beneficial to the devaswam.

2. Under these circumstances we consider the suit was properly dismissed. This appeal is dismissed with costs.


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