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Sabhanatha Dikshatar Vs. Subba Lakshmi Ammal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad80
AppellantSabhanatha Dikshatar
RespondentSubba Lakshmi Ammal
Cases ReferredRaja Rau v. Tolasi Ammal C.M.S.A.
Excerpt:
decree - execution--limitation--maintenance--annual payment--declaratory decree--remedy. - charles a. turner, kt., c.j. and muttusami ayyar, j.1. we are unable to distinguish this case from the case cited by the appellant's vakil--raja rau v. tolasi ammal c.m.s.a. 391 of 1879 (not reported).2. as the decree stands, it is a declaratory decree. but the lady can, if need be, sue for the enforcement of the right which has been declared. we decree the appeal and reverse the order for execution but without costs.
Judgment:

Charles A. Turner, Kt., C.J. and Muttusami Ayyar, J.

1. We are unable to distinguish this case from the case cited by the appellant's vakil--Raja Rau v. Tolasi Ammal C.M.S.A. 391 of 1879 (not reported).

2. As the decree stands, it is a declaratory decree. But the lady can, if need be, sue for the enforcement of the right which has been declared. We decree the appeal and reverse the order for execution but without costs.


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