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Sri Raja V.N. Appa Rao Bahadur Vs. P. Naganna and - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1913)ILR36Mad7
AppellantSri Raja V.N. Appa Rao Bahadur
RespondentP. Naganna and ;p. Ganniah
Excerpt:
rent, suit for private lands - madras estates land act (i of 1908), sections 3(10) 19 and 189. - ayling, j.1. these are suits for rent of private lands as defined in section 3(10) of the madras estates land act, 1908; and the only question is whether they are cognizable by a revenue or by a civil court. the exact scope and meaning of section 19 of the act are not altogether free from doubt; but it appears to me that in the absence of any provision corresponding to section 134 it must be held to bar the application of section 189, under which jurisdiction is vested in the revenue courts.2. the subordinate judge will restore the plaints to file and dispose of them according to law. costs will follow the result.
Judgment:

Ayling, J.

1. These are suits for rent of private lands as defined in Section 3(10) of the Madras Estates Land Act, 1908; and the only question is whether they are cognizable by a revenue or by a civil court. The exact scope and meaning of Section 19 of the Act are not altogether free from doubt; but it appears to me that in the absence of any provision corresponding to Section 134 it must be held to bar the application of Section 189, under which jurisdiction is vested in the revenue Courts.

2. The Subordinate Judge will restore the plaints to file and dispose of them according to law. Costs will follow the result.


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