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Anikaden Manappatti Kanari, Karnavan and Manager of the Tarwad and anr. Vs. Thayyan Kalliani and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in52Ind.Cas.622
AppellantAnikaden Manappatti Kanari, Karnavan and Manager of the Tarwad and anr.
RespondentThayyan Kalliani and ors.
Cases ReferredFollowing Ramakrishna Kukkilaya v. Nekkar Kuppanna
Excerpt:
mortgage - redemption--time-barred mortgage-deeds, whether must he redeemed along with deeds not barred. - 1. we accept the findings. following ramakrishna kukkilaya v. nekkar kuppanna 43 ind. cas. 286 : 6 l.w. 621 : 33 m.l.j. 581 : 23 m.l.t. 422 : (1918) m.w.n. 75 we consider that plaintiffs were under no obligation to redeem the time barred hypothecation deeds. the second appeal is dismissed with costs.2. time for redemption is extended for three months.
Judgment:

1. We accept the findings. Following Ramakrishna Kukkilaya v. Nekkar Kuppanna 43 Ind. Cas. 286 : 6 L.W. 621 : 33 M.L.J. 581 : 23 M.L.T. 422 : (1918) M.W.N. 75 we consider that plaintiffs were under no obligation to redeem the time barred hypothecation deeds. The second appeal is dismissed with costs.

2. Time for redemption is extended for three months.


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