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Byreddi Chinna Narayana Reddi Vs. Byreddi Peda Rama Reddi - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Reported in(1896)6MLJ498
AppellantByreddi Chinna Narayana Reddi
RespondentByreddi Peda Rama Reddi
Cases ReferredSawaba Khandapa v. Abaji Jotira
Excerpt:
- 1. the contract was in writing and registered' and was made on october 19th, 1883. by section 55, clause 2 of the transfer of property act, the seller must be deemed to have given a covenant for title. article 116 of the limitation act will therefore apply and the suit 'is not barred, (see a. section 141 of 1888, heard by muthusami aiyar j. and myself).2. the appeal is dismissed with costs.note.--see per contra, sawaba khandapa v. abaji jotira v. cf. s.a. no. 227 of 1887.
Judgment:

1. The contract was in writing and registered' and was made on October 19th, 1883. By Section 55, Clause 2 of the Transfer of Property Act, the seller must be deemed to have given a covenant for title. Article 116 of the Limitation Act will therefore apply and the suit 'is not barred, (see A. Section 141 of 1888, heard by Muthusami Aiyar J. and myself).

2. The appeal is dismissed with costs.

Note.--See per contra, Sawaba Khandapa v. Abaji Jotira v. Cf. S.A. No. 227 of 1887.


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