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Kunhi Chandu Nambiar Vs. Kunkan Nambiar and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad384
AppellantKunhi Chandu Nambiar
RespondentKunkan Nambiar and ors.
Excerpt:
suit to redeem kanom - malabar compensation for tenants' improvements act--act i of 1887 (madras), section 3. - arthur j.h. collins, c.j. and benson, j.1. we accept the finding of the district judge as to the amount of compensation to be paid. his order as to costs is correct.2. we extend the time for redemption to three months from this date. with this modification we confirm the decree of the district judge.3. the appellant must bear the respondent's costs in this appeal.
Judgment:

Arthur J.H. Collins, C.J. and Benson, J.

1. We accept the finding of the District Judge as to the amount of compensation to be paid. His order as to costs is correct.

2. We extend the time for redemption to three months from this date. With this modification we confirm the decree of the District Judge.

3. The appellant must bear the respondent's costs in this appeal.


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