Skip to content


Bada Vs. Hussu Bhai and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad236
AppellantBada
RespondentHussu Bhai and ors.
Excerpt:
hereditary village office - service man--severance of emoluments from office--right of grantee under inam title-deed. - charles a. turner, kt., c.j.1. the land was appurtenant to the office, and the government determined to sever it from the office and to allow the office-holder or office-holders for the time being to enfranchise it. the appellant, who was never the holder of the office, could not have a claim on its emoluments.2. the appeal fails and is dismissed with costs.
Judgment:

Charles A. Turner, Kt., C.J.

1. The land was appurtenant to the office, and the Government determined to sever it from the office and to allow the office-holder or office-holders for the time being to enfranchise it. The appellant, who was never the holder of the office, could not have a claim on its emoluments.

2. The appeal fails and is dismissed with costs.


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