Skip to content


Kelu Nedungadi and anr. Vs. Krishnan Nair and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1903)13MLJ374
AppellantKelu Nedungadi and anr.
RespondentKrishnan Nair and ors.
Cases ReferredMahomed v. Ali Koya I.L.R.
Excerpt:
- 1. we are of opinion that the malayalam words mentioned in the order of reference do not impose on a jenmi the obligation of proving ' some special exigency' as a condition precedent to his right to recover ' on demand' before twelve years.2. we think s.a. no. 1665 of 1898 was rightly decided and we dissent from the decision in mahomed v. ali koya i.l.r. 14 m 76 that 'special exigency' must be proved.
Judgment:

1. We are of opinion that the Malayalam words mentioned in the order of reference do not impose on a jenmi the obligation of proving ' some special exigency' as a condition precedent to his right to recover ' on demand' before twelve years.

2. We think S.A. No. 1665 of 1898 was rightly decided and we dissent from the decision in Mahomed v. Ali Koya I.L.R. 14 M 76 that 'special exigency' must be proved.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //