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Chelikani Venkatarayanim Garu and ors. Vs. Sri Rajah Vatsavaya Venkata Subhadrayamma Jagapathi Bahadur Garu, Senior Widow and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1918Mad219; (1918)34MLJ488
AppellantChelikani Venkatarayanim Garu and ors.
RespondentSri Rajah Vatsavaya Venkata Subhadrayamma Jagapathi Bahadur Garu, Senior Widow and ors.
Excerpt:
- order9. in this appeal mr. k. srinivasa aiyangar appearing for the respondent has applied to us for fees for two vakils under the new rule 41 framed under the legal practitioner's act. this rule empowers the court in cases of special difficulty or importance to allow two sets of fees to a party who has engaged more than one vakil. this case involved about 7 lakhs of rupees but it did not strike us that there was any specially difficult question involved in the appeal and in fact we did not call upon the learned vakil for the respondent to reply. it is however urged that the case was of special importance having regard to the amount involved. we are inclined to agree with that contention; for the respondent in view of the fact that no less than 7 lakhs were concerned in the litigation was.....
Judgment:
ORDER

9. In this appeal Mr. K. Srinivasa Aiyangar appearing for the respondent has applied to us for fees for two vakils under the new Rule 41 framed under the Legal Practitioner's Act. This rule empowers the court in cases of special difficulty or importance to allow two sets of fees to a party who has engaged more than one vakil. This case involved about 7 lakhs of rupees but it did not strike us that there was any specially difficult question involved in the appeal and in fact we did not call upon the learned vakil for the respondent to reply. It is however urged that the case was of special importance having regard to the amount involved. We are inclined to agree with that contention; for the respondent in view of the fact that no less than 7 lakhs were concerned in the litigation was justified in engaging two vakils. We therefore allow fees for two vakils which will be taxed according to the rules.


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