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Angora Satyanarayanamurthy Vs. Angora Venkamma and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1941Mad365; (1940)1MLJ708
AppellantAngora Satyanarayanamurthy
RespondentAngora Venkamma and anr.
Excerpt:
- burn, j.1. the appellant's claim that the suit was barred by section 21 of madras act iii of 1895 cannot be allowed. this is not a suit for recovery of the emoluments of a village office (section 13 of the act) but a suit for partition of the inam land between two persons whose right to the inam in equal shares has already been established.2. this appeal is dismissed with costs.3. leave refused.
Judgment:

Burn, J.

1. The appellant's claim that the suit was barred by Section 21 of Madras Act III of 1895 cannot be allowed. This is not a suit for recovery of the emoluments of a Village Office (Section 13 of the Act) but a suit for partition of the inam land between two persons whose right to the inam in equal shares has already been established.

2. This appeal is dismissed with costs.

3. Leave refused.


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