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Kannu Pillay Vs. Chellathammal and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1900)10MLJ203
AppellantKannu Pillay
RespondentChellathammal and ors.
Excerpt:
- 1. the gift to. the daughters contains clear words of inheritance. the clause forbidding alienation cannot neutralize the effect of those words. the claim of the testator's heir was, therefore, properly dismissed.2. the second appeal is dismissed with costs.
Judgment:

1. The gift to. the daughters contains clear words of inheritance. The clause forbidding alienation cannot neutralize the effect of those words. The claim of the testator's heir was, therefore, properly dismissed.

2. The second appeal is dismissed with costs.


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