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Mirasa Ravuthan Vs. Abdul Kani Ravuthan - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1897)7MLJ234
AppellantMirasa Ravuthan
RespondentAbdul Kani Ravuthan
Excerpt:
- 1. we think that the lower courts were both wrong in refusing the plaintiff's claim to a lien on the property agreed to be sold by the 1st defendant to the extent of the moneys paid by the plaintiff in anticipation of the contract being carried out. we must, therefore, vary the decrees by declaring that the plaintiff is entitled to a lien for rs. 32 upon the plaint lands as against the 2nd defendant.2. proportionate costs as against 2nd defendant throughout.
Judgment:

1. We think that the Lower Courts were both wrong in refusing the plaintiff's claim to a lien on the property agreed to be sold by the 1st defendant to the extent of the moneys paid by the plaintiff in anticipation of the contract being carried out. We must, therefore, vary the decrees by declaring that the plaintiff is entitled to a lien for Rs. 32 upon the plaint lands as against the 2nd defendant.

2. Proportionate costs as against 2nd defendant throughout.


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