Skip to content


Sivakami Ammal Vs. Gopala Savundram Aiyan and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1894)4MLJ50
AppellantSivakami Ammal
RespondentGopala Savundram Aiyan and anr.
Excerpt:
- - 1. we are clearly of opinion that the mortgage contains a covenant to pay and that therefore a suit for sale lies.1. we are clearly of opinion that the mortgage contains a covenant to pay and that therefore a suit for sale lies.[in accordance with the opinion of the full bench, the division bench, collins, g.j., and shephard, j., reversed the decree of the district court and remanded the suit.]
Judgment:

1. We are clearly of opinion that the mortgage contains a covenant to pay and that therefore a suit for sale lies.

[In accordance with the opinion of the Full Bench, the Division Bench, Collins, G.J., and Shephard, J., reversed the decree of the District Court and remanded the suit.]


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