Skip to content


Syed Mahomed Ghouse Vs. Sayabiran Sahib (Deceased) and ors. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtChennai
Decided On
Reported inAIR1935Mad688; (1935)68MLJ684
AppellantSyed Mahomed Ghouse
RespondentSayabiran Sahib (Deceased) and ors.
Excerpt:
- .....paid by sixth defendant will be limited to rs. 100 (rupees one hundred) for the purpose.18. the legal representatives of the appellant (fourth plaintiff) in appeal no. 76 of 1926 on the file of the high court will be brought on record for the purpose of the order.19. these appeals having been set down to be spoken to this day the court delivered the following20. the legal representatives of the fourth plaintiff--fourth respondent as brought in in the orders passed in c.m.p. nos. 3808 and 3817 of 1933 will be taken as the correct legal representatives. as a matter of fact they include the other legal representatives but the name of the widow is given differently. that name will be taken as gousinnissa. she will be taken as the guardian of the minors.21. none has been brought on the.....
Judgment:
ORDER

13. The trustee will file half-yearly accounts in the lower Court and have them passed.

14. The lower Court will pass the twelfth defendant's accounts kept as receiver and the surplus now available for distribution will be ascertained and dealt with.

15. The security of Rs. 6,000 (Six Thousands) already furnished by the twelfth defendant will continue during the period of probation. The parties will file the bill of costs.

16. These appeals having been set down for being spoken to on Friday the 20th day of October, 1933, the Court delivered the following

17. All parties will get their costs (other than Advocates' fee) out of the estate. As the Advocates' fees, each party may get the minimum fee of Rs. 100 (Rupees One Hundred only) from the estate. The successful party will get Rs. 250 (Rupees Two Hundred and Fifty) from the estate. The sixth defendant will also get a fee of Rs. 250 in consideration of the fact that he worked as receiver without remuneration. The Court-fee paid by sixth defendant will be limited to Rs. 100 (Rupees One Hundred) for the purpose.

18. The legal representatives of the Appellant (fourth plaintiff) in appeal No. 76 of 1926 on the file of the High Court will be brought on record for the purpose of the order.

19. These appeals having been set down to be spoken to this day the Court delivered the following

20. The legal representatives of the fourth plaintiff--fourth respondent as brought in in the orders passed in C.M.P. Nos. 3808 and 3817 of 1933 will be taken as the correct legal representatives. As a matter of fact they include the other legal representatives but the name of the widow is given differently. That name will be taken as Gousinnissa. She will be taken as the guardian of the minors.

21. None has been brought on the record as the legal representative of the first plaintiff - first respondent for the purpose of getting his costs. We do not see any reason to pass any order to that effect now.


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