Skip to content


Rengasawmy Naicken Vs. Gangammal and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1906)ILR29Mad300
AppellantRengasawmy Naicken
RespondentGangammal and ors.
Excerpt:
grant, construction of - mention of a person as heir of grantee confers no interest on such person. - 1. we think that exhibit iii evidences an absolute grant to the widow alone in satisfaction of all her claims there is no grant to her daughter, who is referred to merely as her heir in the ordinary course, and to show that on the death of the widow the grantor and his branch of the family shall have no claim to the land. the widow having survived her daughter, the latter never acquired any interest in the land nor did her husband, the appellant. in this view the appeal fails and is dismissed with costs.
Judgment:

1. We think that exhibit III evidences an absolute grant to the widow alone in satisfaction of all her claims There is no grant to her daughter, who is referred to merely as her heir in the ordinary course, and to show that on the death of the widow the grantor and his branch of the family shall have no claim to the land. The widow having survived her daughter, the latter never acquired any interest in the land nor did her husband, the appellant. In this view the appeal fails and is dismissed with costs.


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