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Alima Vs. Kutti - Court Judgment

LegalCrystal Citation
SubjectProperty;civil
CourtChennai
Decided On
Judge
Reported in(1891)ILR14Mad96
AppellantAlima
RespondentKutti
Excerpt:
limitation act--act xv of 1877, schedule ii, articles 142, 144--adverse possession--burden of proof. - .....paramba for ceremonies and festivals. upon these facts, we agree with the subordinate judge in thinking that article 142 ________________________________________________________________________________________________________________________________ article 142: ________________________________________________________________________________________________________________________________ description of suit. | period of | time when period begins | limitation. | to run. ________________________________________________________________________________________________________________________________ for possession of immoveable pro- | twelve years. | when possession of the perty, or any interest therein not here- | | defendant becomes adverse to the by otherwise specially provided for......
Judgment:

1. The appellant is respondent's sister, and in 1859 they jointly purchased the paramba in dispute. It is found that the exclusive title set up by the appellant has not been proved. Though the appellant has been in possession from 1878 when the respondent went to live in Ponnani, yet the Subordinate Judge finds that the latter has been frequently visiting the house on the paramba for ceremonies and festivals. Upon these facts, we agree with the Subordinate Judge in thinking that Article 142

________________________________________________________________________________________________________________________________

Article 142:

________________________________________________________________________________________________________________________________

Description of Suit. | Period of | Time when period begins

| limitation. | to run.

________________________________________________________________________________________________________________________________

For possession of immoveable pro- | Twelve years. | When possession of the

perty, or any interest therein not here- | | defendant becomes adverse to the

by otherwise specially provided for. | | plaintiff.]

________________________________________________________________________________________________________________________________

I.L.R.13 Bom.424

I.L.R. 14 Bom. 458

2. We dismiss this second appeal with costs.


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