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Venkatagiri Rajah Vs. Ramasami - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad413
AppellantVenkatagiri Rajah
RespondentRamasami
Excerpt:
rent recovery act (madras) - act viii of 1865, section 14--suit for rent--limitation. - 1. according to the contract evidenced by the muchalka in the case before us the rent was payable in three instalments, and each instalment which remained unpaid on the date it ought to have been paid became at once an arrear (see section 14 of the rent recovery act). time began therefore to ran from the dates specified in the kistbandi, that is, the dates on which the instalments fell due and not from either of the other dates mentioned in the reference.
Judgment:

1. According to the contract evidenced by the muchalka in the case before us the rent was payable in three instalments, and each instalment which remained unpaid on the date it ought to have been paid became at once an arrear (see Section 14 of the Rent Recovery Act). Time began therefore to ran from the dates specified in the kistbandi, that is, the dates on which the instalments fell due and not from either of the other dates mentioned in the reference.


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