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Chambozil MoidIn Kutti Vs. Achutambal Kunhi Koyan Muth Haji and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1915Mad650; (1914)27MLJ691
AppellantChambozil MoidIn Kutti
RespondentAchutambal Kunhi Koyan Muth Haji and ors.
Excerpt:
- 1. it is found that there was no family necessity to justify the melcharath exhibit. b ; and we must hold that this transaction is not binding on the successor of the karnavan who executed it whether the latter did or did not survive the expiry of the prior kanom. the appeal is dismissed with costs.
Judgment:

1. It is found that there was no family necessity to justify the melcharath Exhibit. B ; and we must hold that this transaction is not binding on the successor of the Karnavan who executed it whether the latter did or did not survive the expiry of the prior Kanom. The appeal is dismissed with costs.


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