Skip to content


Ramappa Udayan Vs. Armugath Udayan - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1894)4MLJ30
AppellantRamappa Udayan
RespondentArmugath Udayan
Cases ReferredNallanna v. Ponnal
Excerpt:
- 1. we think the case quoted by the subordinate judge at i. l. r. 14 m 149 nallanna v. ponnal, is sufficient authority for holding that a daughter's daughter is a bandhu on the principle laid down that consonquinity may be recognized as the basis of title to succession in the absence of preferential male heirs, minakshi was a direct relation by blood to her grandfather through her mother his daughter.2. the second appeal therefore fails and is dismissed.
Judgment:

1. We think the case quoted by the Subordinate Judge at I. L. R. 14 M 149 Nallanna v. Ponnal, is sufficient authority for holding that a daughter's daughter is a bandhu on the principle laid down that consonquinity may be recognized as the basis of title to succession in the absence of preferential male heirs, Minakshi was a direct relation by blood to her grandfather through her mother his daughter.

2. The second appeal therefore fails and is dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //