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Mamidi Subbayya and anr. Vs. Mamidi Kondayya - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1906)16MLJ135
AppellantMamidi Subbayya and anr.
RespondentMamidi Kondayya
Excerpt:
- 1. it is contended that narayanasami though a minor, was capable of making a valid will. no authority is quoted in support of this contention, and we think that it is one that cannot be admitted. a minor cannot make a contract, grant or dispose of property that can be enforced during his life, and it is difficult to see on what principle his disposition of property by a will to take effect on his death could be held to be valid.2. we dismiss the second appeal with costs.
Judgment:

1. It is contended that Narayanasami though a minor, was capable of making a valid will. No authority is quoted in support of this contention, and we think that it is one that cannot be admitted. A minor cannot make a contract, grant or dispose of property that can be enforced during his life, and it is difficult to see on what principle his disposition of property by a will to take effect on his death could be held to be valid.

2. We dismiss the second appeal with costs.


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