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Govinda Pillai Vs. Ramanuja Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Property
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad171
AppellantGovinda Pillai
RespondentRamanuja Pillai and ors.
Excerpt:
limitation - adverse possession--non-payment of melvaram--claim of kudivaram right by prescription. - .....boon accompanied by an assertion of such right for more than twelve years prior to the suit. the judge's finding that plaintiffs vendor exorcised no rights of ownership for a period of forty years is opposed to the defendants' plea that melvaram was paid till fifteen years ago, and courts are not at liberty to go in defendants' favour behind the plea set up by the defendants themselves in the suit.2. therefore the question whether the defendants have acquired a kudivaram right by prescription depends on the further question whether such right was set up more than twelve years prior to the suit.3. we must ask the judge to try the issue indicated above.4. fresh evidence may ho adduced on either side, and the finding is to be submitted within one month from the date of the receipt of this.....
Judgment:

1. We must accept the Judge's finding that plaintiff was not dispossessed in February 1891 as alleged, and that neither plaintiff nor his vendor had possession for the last forty years. The finding, however, that defendants' possession was adverse is not warranted by the circumstances from which it is inferred. Defendants themselves admitted that they paid raelvarara and claimed only a kudivaram right. Mere non-payment of molvaram for any number of years is not sufficient to give defendants a kudivaram right unless their possession has boon accompanied by an assertion of such right for more than twelve years prior to the suit. The Judge's finding that plaintiffs vendor exorcised no rights of ownership for a period of forty years is opposed to the defendants' plea that melvaram was paid till fifteen years ago, and Courts are not at liberty to go in defendants' favour behind the plea set up by the defendants themselves in the suit.

2. Therefore the question whether the defendants have acquired a kudivaram right by prescription depends on the further question whether such right was set up more than twelve years prior to the suit.

3. We must ask the Judge to try the issue indicated above.

4. Fresh evidence may ho adduced on either side, and the finding is to be submitted within one month from the date of the receipt of this order, and seven days will be allowed for filing objections after the finding has been posted up in this Court.

5. In compliance with the above order, the District Judge submitted a finding, which was to the effect that the defendants had not set up a claim to the kudivaram right for more than twelve years prior to the suit. The case coming on for final disposal, the Court delivered the following judgment.


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