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Narayanasami Padayachi Vs. Govindasami Padayachi - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1906)16MLJ505
AppellantNarayanasami Padayachi
RespondentGovindasami Padayachi
Cases ReferredNarayana Chettiar v. Chokkappa Mudaliar I.L.R.
Excerpt:
- 1. we are of opinion that muthuvaiyan v. sinna samavaiyan i.l.r. m. 526 was rightly decided. in the earliar case naniyana chettiar v. ghokkappa mudaliar i.l.r. m. 655, the attention of the court was not called to mussumat bahuns kowur v. lalla buhooree lall 14 m.i.a. 496, we think narayana chettiar v. chokkappa mudaliar i.l.r. 25 m. 655 must be overruled.2. our answer to the question referred to us is in the negative.
Judgment:

1. We are of opinion that Muthuvaiyan v. Sinna Samavaiyan I.L.R. M. 526 was rightly decided. In the earliar case Naniyana Chettiar v. Ghokkappa Mudaliar I.L.R. M. 655, the attention of the Court was not called to Mussumat Bahuns Kowur v. Lalla Buhooree Lall 14 M.I.A. 496, We think Narayana Chettiar v. Chokkappa Mudaliar I.L.R. 25 M. 655 must be overruled.

2. Our answer to the question referred to us is in the negative.


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