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Seshammal Vs. Munisami Mudaliari - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1898)8MLJ105
AppellantSeshammal
RespondentMunisami Mudaliari
Excerpt:
- 1. the answer to the first question referred to us is that there is a right and a moral duty in the mother, but no legal obligation. the answer to the second question is that the duty of the father is a religious one and not a legal obligation. the third question is answered in the affirmative and the fourth in the negative.2. we give no costs for this reference.
Judgment:

1. The answer to the first question referred to us is that there is a right and a moral duty in the mother, but no legal obligation. The answer to the second question is that the duty of the father is a religious one and not a legal obligation. The third question is answered in the affirmative and the fourth in the negative.

2. We give no costs for this reference.


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