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Jayanti Lakshmaya Vs. Yerubandi Pedda Appadu - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad111
AppellantJayanti Lakshmaya
RespondentYerubandi Pedda Appadu
Excerpt:
revenue recovery act - sale of land mortgaged--purchase by mortgagee-equity of redemption. - charles a. turner, kt., c.j. and muttusami ayyar, jj.1. the judge has rightly held that a mortgagor would not necessarily be deprived of his right to redeem by a revenue sale.2. the decree in original suit 338 of 1881 would estop the respondent from asserting that the amount then found was not due on the date of that decree, but it may be that that amount has been since discharged out of the usufruct. we see no reason to disturb the order.
Judgment:

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

1. The Judge has rightly held that a mortgagor would not necessarily be deprived of his right to redeem by a revenue sale.

2. The decree in Original Suit 338 of 1881 would estop the respondent from asserting that the amount then found was not due on the date of that decree, but it may be that that amount has been since discharged out of the usufruct. We see no reason to disturb the order.


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