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Mothey Atcheyya Garu and ors. Vs. Vennavalli Seshagiri Rao - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in20Ind.Cas.844; (1913)25MLJ32
AppellantMothey Atcheyya Garu and ors.
RespondentVennavalli Seshagiri Rao
Excerpt:
- - 1. exhibit a clearly shows that the sale was made to the defendants' father on behalf of the committee.1. exhibit a clearly shows that the sale was made to the defendants' father on behalf of the committee. he was therefore only an agent of the committee and would have no right to enforce the provisions himself. nor would any action lie against him on the document. we must therefore reverse the judgment of the learned judge and the decree of the district munsif and dismiss the suit with costs throughout.
Judgment:

1. Exhibit A clearly shows that the sale was made to the defendants' father on behalf of the Committee. He was therefore only an agent of the Committee and would have no right to enforce the provisions himself. Nor would any action lie against him on the document. We must therefore reverse the judgment of the learned Judge and the decree of the District Munsif and dismiss the suit with costs throughout.


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