Skip to content


Tadigotla Timmappa Vs. Lakshmamma - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1882)ILR5Mad385
AppellantTadigotla Timmappa
RespondentLakshmamma
Excerpt:
right of creditor to realize entire debt from one parcel of land mortgaged. - muttusami ayyar and tarrant, jj.1. we think that appellant is not entitled to insist upon respondent's accepting a proportionate share of the debt due to him. he is at liberty to claim that his mortgage security shall not be divided against his will.2. we dismiss the appeal with costs.
Judgment:

Muttusami Ayyar and Tarrant, JJ.

1. We think that appellant is not entitled to insist upon respondent's accepting a proportionate share of the debt due to him. He is at liberty to claim that his mortgage security shall not be divided against his will.

2. We dismiss the appeal with costs.


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