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Gummana Chetty Vs. Abdu Beari - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.1112
AppellantGummana Chetty
RespondentAbdu Beari
Cases ReferredThe Secretary of State v. Fernandes
Excerpt:
landlord and tenant - enhanced assessment, liability for--mulgani tenant--improvements effected by mulganidar, effect of. - 1. the view taken by the district judge is in accordance with babshetti v. venkataramana 3 b. 154 and ranga v. suba hegde 4 b. 473 which was approved in the secretary of state v. fernandes 30 m, 375; 17 m.l.j. 337; 2 m.l.t. 320. even if the assessment was increased in consequence of improvement made by the mulganidar, we do not think this makes any difference, and we are not referred to any case in this country in which it has been held that it does.2. the second appeal is dismissed with costs.
Judgment:

1. The view taken by the District Judge is in accordance with Babshetti v. Venkataramana 3 B. 154 and Ranga v. Suba Hegde 4 B. 473 which was approved in The Secretary of State v. Fernandes 30 M, 375; 17 M.L.J. 337; 2 M.L.T. 320. Even if the assessment was increased in consequence of improvement made by the mulganidar, we do not think this makes any difference, and we are not referred to any case in this country in which it has been held that it does.

2. The second appeal is dismissed with costs.


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