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Rajah M. Bhaskara Setupati Vs. Valasubramaniya Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1896)6MLJ250
AppellantRajah M. Bhaskara Setupati
RespondentValasubramaniya Pillai
Excerpt:
- 1. we see nothing in the language of section 11 of reg. xxv of 1802 to exclude the jurisdiction of other courts than the court of adawlut in suits by karnams improperly removed from office, as is done in express words in the case of suits by a zamindar to remove a karnam from office. and there are numerous reported cases, in which such suits by karnams have been [240] instituted in district munsiffs' courts without objection. we think the subordinate judge was right in overruling the objection to jurisdiction.2. the second appeal is dismissed with costs.
Judgment:

1. We see nothing in the language of Section 11 of Reg. XXV of 1802 to exclude the jurisdiction of other Courts than the Court of Adawlut in suits by Karnams improperly removed from office, as is done in express words in the case of suits by a Zamindar to remove a Karnam from office. And there are numerous reported cases, in which such suits by Karnams have been [240] instituted in District Munsiffs' Courts without objection. We think the Subordinate Judge was right in overruling the objection to jurisdiction.

2. The second appeal is dismissed with costs.


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