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Dhupati Srinvasacharlu Vs. A. Perindevamma and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1916)30MLJ402
AppellantDhupati Srinvasacharlu
RespondentA. Perindevamma and ors.
Cases Referred and Bunwari Lal v. Day
Excerpt:
- 1. the decision in samiya mavali v. minammal i.l.r. (1899) m. 96 has been consistently acted on and is in accordance with the decision in delroos banoo begum v. naioab syud ashgur ally khan (1879) 15 b.l.r. 173 and bunwari lal v. day a sunker misser 13 c.w.n. 815.2. we are not prepared to differ from it, and are of opinion accordingly that the appellant is bound by the valuation in the plaint.
Judgment:

1. The decision in Samiya Mavali v. Minammal I.L.R. (1899) M. 96 has been consistently acted on and is in accordance with the decision in Delroos Banoo Begum v. Naioab Syud Ashgur Ally Khan (1879) 15 B.L.R. 173 and Bunwari Lal v. Day a Sunker Misser 13 C.W.N. 815.

2. We are not prepared to differ from it, and are of opinion accordingly that the appellant is bound by the valuation in the plaint.


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