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Venkata Narasimha Appa Row Vs. Sobhanadri Appa Row and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1903)13MLJ134
AppellantVenkata Narasimha Appa Row
RespondentSobhanadri Appa Row and ors.
Cases Referred and Balkishan v. Kishan Lal I.L.R.
Excerpt:
- 1. in second appeal no. 80 of 1901 affirming the decision of the district judge we have found that the resumption of the 15 kattis by the zemindar was legal. the parties in the present appeal were parties therein and the above matter was litigated between them. the present claim is, therefore, barred as res judicata by the decision in that suit. subbammal v. huddleston i.l.r. 17 m. 273ahmed v. moidin i.l.r. 24 m. 444 gururajamma v. venkatakrishnama chetti i.l.r. 24 m. 350 and balkishan v. kishan lal i.l.r. 11 a. 148.2. we therefore dismiss this appeal with costs.
Judgment:

1. In Second Appeal No. 80 of 1901 affirming the decision of the District Judge we have found that the resumption of the 15 kattis by the Zemindar was legal. The parties in the present appeal were parties therein and the above matter was litigated between them. The present claim is, therefore, barred as res judicata by the decision in that suit. Subbammal v. Huddleston I.L.R. 17 M. 273Ahmed v. Moidin I.L.R. 24 M. 444 Gururajamma v. Venkatakrishnama Chetti I.L.R. 24 M. 350 and Balkishan v. Kishan Lal I.L.R. 11 A. 148.

2. We therefore dismiss this appeal with costs.


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