Skip to content


Madurai Mudaly Vs. Masilamani Gramani - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.1124a
AppellantMadurai Mudaly
RespondentMasilamani Gramani
Cases ReferredTuruf Sahib v. Esuf Sahib
Excerpt:
agricultural lease - applicability of provisions of transfer of property act. - munro, j.1. the suit lease was an agricultural lease and the transfer of property act has no application. the case is, therefore, governed by turuf sahib v. esuf sahib 2 m.l.t. 270. the petition is dismissed with costs.
Judgment:

Munro, J.

1. The suit lease was an agricultural lease and the Transfer of Property Act has no application. The case is, therefore, governed by Turuf Sahib v. Esuf Sahib 2 M.L.T. 270. The petition is dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //