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Kanakammal Vs. Ananthamathi Ammal and Two ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtChennai
Decided On
Judge
Reported in(1914)ILR37Mad293
AppellantKanakammal
RespondentAnanthamathi Ammal and Two ors.
Excerpt:
hindu law - stridhanam--order of succession according to mitakshara--brother's widow not an heir--burden of proof in suit for possession. - order16. i have been directed to return a finding on the following issue, viz.: 'whether at the time of the death of manikkammal, plaintiffs were the nearest heirs to her.'17. the vakils who appeared for the appellant and respondents in the high court stated that they had no instructions and did not propose to call any evidence. i am unable from the records to record any finding on the issue sent down.18. this second appeal coming on for hearing after receipt of the report from the lower appellate court in pursuance of an order of the high court, dated 27th september 1911, calling for a finding the court (the chief justice and ayling, j.) made the following
Judgment:
ORDER

16. I have been directed to return a finding on the following issue, viz.: 'Whether at the time of the death of Manikkammal, plaintiffs were the nearest heirs to her.'

17. The vakils who appeared for the appellant and respondents in the High Court stated that they had no instructions and did not propose to call any evidence. I am unable from the records to record any finding on the issue sent down.

18. This Second Appeal coming on for hearing after receipt of the report from the lower appellate court in pursuance of an order of the High Court, dated 27th September 1911, calling for a finding the court (The Chief Justice and Ayling, J.) made the following


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