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Sri Raja Varadaraja Appa Rao Bahadur Zamindar Garu Vs. Katnani Kuruvana and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1916)30MLJ249
AppellantSri Raja Varadaraja Appa Rao Bahadur Zamindar Garu
RespondentKatnani Kuruvana and ors.
Excerpt:
- 1. we have heard the learned vakil who appeared for the respondents fully and we do not think that the findings of the learned district judge are open to question before us. we accept those findings. the result of that will be that the plaintiff will have a decree for ejectment and also for occupation rent at the rate of rs. 40 per acre per year from fasli 1319 till the date of the delivery of possession. the appellant will have his costs throughout.
Judgment:

1. We have heard the learned Vakil who appeared for the respondents fully and we do not think that the findings of the learned District Judge are open to question before us. We accept those findings. The result of that will be that the plaintiff will have a decree for ejectment and also for occupation rent at the rate of Rs. 40 per acre per year from fasli 1319 till the date of the delivery of possession. The appellant will have his costs throughout.


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