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Kistna Row and ors. Vs. Kuppier and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.697
AppellantKistna Row and ors.
RespondentKuppier and ors.
Excerpt:
water in government channels - rights of government. - 1. it is found that this plaintiff has suffered no injury by the reduction in the quantity of water flowing. it has been held in many cases in this court that government has a right to distribute water in government channels without prejudice to the rights of ryotwari-holders which they have acquired for the necessary cultivation of their lands.2 we dismiss the second appeal with costs two sets: one for government, one for the other defendants.
Judgment:

1. It is found that this plaintiff has suffered no injury by the reduction in the quantity of water flowing. It has been held in many cases in this Court that Government has a right to distribute water in Government channels without prejudice to the rights of ryotwari-holders which they have acquired for the necessary cultivation of their lands.

2 We dismiss the second appeal with costs two sets: one for Government, one for the other defendants.


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