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Tavva Venkata Subba Rao Vs. Ranga Lakshmikantamma and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported inAIR1929Mad785
AppellantTavva Venkata Subba Rao
RespondentRanga Lakshmikantamma and ors.
Cases Referred and Achutan Nayar v. Cheriotti Nayar
Excerpt:
- 1. the point of law raised in this letters patent appeal against the decision of madhavan nair, j., in second appeal no. 144 of 1922, is a contention that, in a hindu joint family, the father cannot dispose of his self-acquired property by will. no authority was cited before us for this contention. it is opposed to mayne's exposition of hindu law : see paras. 276 and 417 of mayne's. hindu law, 9th bin., and to the principles underlying alami v. komu [1883] 12 mad. 126, and achutan nayar v. cheriotti nayar [1899] 22 mad. 9. it is not shown that the learned judge has committed any error of law. we therefore dismiss this appeal with costs.
Judgment:

1. The point of law raised in this Letters Patent Appeal against the decision of Madhavan Nair, J., in Second Appeal No. 144 of 1922, is a contention that, in a Hindu joint family, the father cannot dispose of his self-acquired property by will. No authority was cited before us for this contention. It is opposed to Mayne's exposition of Hindu Law : see paras. 276 and 417 of Mayne's. Hindu Law, 9th Bin., and to the principles underlying Alami v. Komu [1883] 12 Mad. 126, and Achutan Nayar v. Cheriotti Nayar [1899] 22 Mad. 9. It is not shown that the learned Judge has committed any error of law. We therefore dismiss this appeal with costs.


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