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The Adoni Municipal Council Vs. Kallamma - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1898)8MLJ153
AppellantThe Adoni Municipal Council
RespondentKallamma
Excerpt:
- 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 contract for sale show that time was essence of contract. the object of the gift was mere charity and was in no way connected with the spiritual benefit of the donor's husband. no authority is shown in support of the contention that a gift made in such circumstances is binding on the reversioners. the second appeal is dismissed with costs.
Judgment:

The object of the gift was mere charity and was in no way connected with the spiritual benefit of the donor's husband. No authority is shown in support of the contention that a gift made in such circumstances is binding on the reversioners. The second appeal is dismissed with costs.


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