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Thovanna Chetti Vs. Ramachandra Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1897)7MLJ250
AppellantThovanna Chetti
RespondentRamachandra Rao and ors.
Excerpt:
- - 1. section 135 of the transfer of property act was never intended to apply to cases like this;1. section 135 of the transfer of property act was never intended to apply to cases like this; and the appellant cannot in any case ask for the benefit of the section unless he can show that in its terms he ' paid the buyer the price' paid by him. this he has not done.2. we dismiss the second appeal with costs.
Judgment:

1. Section 135 of the Transfer of Property Act was never intended to apply to cases like this; and the appellant cannot in any case ask for the benefit of the section unless he can show that in its terms he ' paid the buyer the price' paid by him. This he has not done.

2. We dismiss the second appeal with costs.


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