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Nanjappa Goundan Vs. Nanjappa Goundan and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1897)7MLJ274
AppellantNanjappa Goundan
RespondentNanjappa Goundan and anr.
Excerpt:
- 1. we consider the question as to whether the alienations by the widow were binding on the reversioner was necessary for the decision of the previous suit--quite as necessary as the question of limitation, and we accordingly consider that the decision oh that question being between the same parties as in this suit, and being a decision equally binding on them all, operates to make that decision res judicata.2. we accordingly dismiss the second appeal with costs.
Judgment:

1. We consider the question as to whether the alienations by the widow were binding on the reversioner was necessary for the decision of the previous suit--quite as necessary as the question of limitation, and we accordingly consider that the decision oh that question being between the same parties as in this suit, and being a decision equally binding on them all, operates to make that decision res judicata.

2. We accordingly dismiss the second appeal with costs.


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