Skip to content


Vachooru Balarami Reddy and ors. Vs. Vachooru Ramamma and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in18Ind.Cas.698
AppellantVachooru Balarami Reddy and ors.
RespondentVachooru Ramamma and anr.
Excerpt:
illatom - custom of district--marriage with faster daughter--son-in-law--management and residence--illatom not specifically pleaded--implied contract when valid. - .....custom of 'illatom' prevails. though the position of an 'illatom' son-in-law was not claimed for the 2nd defendant, the fact remains that he was taken into lakshminarasa reddy's house for the express purpose of marrying a girl who was treated as his daughter and in exhibit x, the 2nd defendant is described as his 'son-in-law.' it may be that because the daughter was a foster-daughter that the 'illatom' custom was not pleaded but all the circumstances show the existence of an agreement that the 2nd defendant was to take lakshminarasa reddy's property in consideration of his marrying the foster-daughter and residing with and managing the affairs of lakshminarasa reddy. this was, no doubt, a valid contract and on that ground, the case was rightly decided by the district judge. the appeal.....
Judgment:

1. The case is from a district where the custom of 'illatom' prevails. Though the position of an 'illatom' son-in-law was not claimed for the 2nd defendant, the fact remains that he was taken into Lakshminarasa Reddy's house for the express purpose of marrying a girl who was treated as his daughter and in Exhibit X, the 2nd defendant is described as his 'son-in-law.' It may be that because the daughter was a foster-daughter that the 'Illatom' custom was not pleaded but all the circumstances show the existence of an agreement that the 2nd defendant was to take Lakshminarasa Reddy's property in consideration of his marrying the foster-daughter and residing with and managing the affairs of Lakshminarasa Reddy. This was, no doubt, a valid contract and on that ground, the case was rightly decided by the District Judge. The appeal is dismissed with costs.


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