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Bangaru Aiyar and anr. Vs. Siva Subrahmania Pillai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1900)10MLJ397
AppellantBangaru Aiyar and anr.
RespondentSiva Subrahmania Pillai
Excerpt:
- 1. the temple committee is a legal entity appointed under a statute. no provision is made in that statute for a majority suing on behalf of the wnole, and we are not aware of any case in which it has been held they can do so the suit was therefore rightly dismissed. the second appeal is dismissed with costs.
Judgment:

1. The temple committee is a legal entity appointed under a statute. No provision is made in that statute for a majority suing on behalf of the wnole, and we are not aware of any case in which it has been held they can do so The suit was therefore rightly dismissed. The second appeal is dismissed with costs.


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