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Madhava Rau Vs. P.M. Fernandes - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtChennai
Decided On
Judge
Reported in(1894)ILR17Mad368
AppellantMadhava Rau
RespondentP.M. Fernandes
Excerpt:
tort - injury to property--contributory act--test thereof. - 3. accepting the finding, we reverse the decrees of the courts below and direct that the channel and cattle lane be repaired by the defendant, or else that he do pay plaintiff a sum of rs. 30 (thirty) as costs of doing the work, and that defendant do pay plaintiff a further sum of rs. 15 as damages, and that he do also pay plaintiff proportionate costs on the above in all three courts.
Judgment:

3. Accepting the finding, we reverse the decrees of the Courts below and direct that the channel and cattle lane be repaired by the defendant, or else that he do pay plaintiff a sum of Rs. 30 (thirty) as costs of doing the work, and that defendant do pay plaintiff a further sum of Rs. 15 as damages, and that he do also pay plaintiff proportionate costs on the above in all three Courts.


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