Skip to content


Vasudevan and ors. Vs. Sankaran and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad129
AppellantVasudevan and ors.
RespondentSankaran and ors.
Excerpt:
malabar law - decree against karnavan binding on tarwad. - shephard and subramania ayyar, jj.1. it is said on the appellants behalf that there was a prior judgment in their favour, of which they might have availed themselves if they had known that the view of the law now taken would be maintained. but this prior judgment was not pleaded, though it was open to the appellants to put it forward.2. on the facts as found by the district judge, we must hold that he was right in dismissing the suit, and therefore the appeal is dismissed, but without costs.
Judgment:

Shephard and Subramania Ayyar, JJ.

1. It is said on the appellants behalf that there was a prior judgment in their favour, of which they might have availed themselves if they had known that the view of the law now taken would be maintained. But this prior judgment was not pleaded, though it was open to the appellants to put it forward.

2. On the facts as found by the District Judge, we must hold that he was right in dismissing the suit, and therefore the appeal is dismissed, but without costs.


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