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Venkata Krishnayyar Vs. Kaveri Shettati and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Civil
CourtChennai
Decided On
Judge
Reported in(1884)ILR7Mad201
AppellantVenkata Krishnayyar
RespondentKaveri Shettati and ors.
Excerpt:
alyasantana family - mortgage for family purposes by manager--possession withheld--decree against manager for mesne profits--execution for mesne profits against family property refused. - muttusami ayyar and hutchins, jj.1. the decree which the appellant seeks to execute directed mesne profits to be paid by a person who happened to be yajaman (manager). the decree does not show that he was sued as yajaman, and the two other members of the family who were joined as defendants in the suit were exonerated from the direction as to mesne profits. we cannot say that the decree shows any liability on the part of the family, and therefore dismiss this appeal.
Judgment:

Muttusami Ayyar and Hutchins, JJ.

1. The decree which the appellant seeks to execute directed mesne profits to be paid by a person who happened to be yajaman (manager). The decree does not show that he was sued as yajaman, and the two other members of the family who were joined as defendants in the suit were exonerated from the direction as to mesne profits. We cannot say that the decree shows any liability on the part of the family, and therefore dismiss this appeal.


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