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Kaliyanaramayyar Vs. Mustak Shah Saheb - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad395
AppellantKaliyanaramayyar
RespondentMustak Shah Saheb
Cases ReferredPanduranga v. Nagappa I.L.R.
Excerpt:
religious endowments act - act xx of 1863, sections 3, 11--suit by manager for rent--muchalkas granted by the committee. - 1. the case relied on panduranga v. nagappa i.l.r. 12 mad. 366 is not in point. the order of the learned judge is right. we reject the appeal.
Judgment:

1. The case relied on Panduranga v. Nagappa I.L.R. 12 Mad. 366 is not in point. The order of the learned Judge is right. We reject the appeal.


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