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In Re: Subba Naiker Minor by His Mother and Next Friend, Kichiammal - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported inAIR1916Mad699(1); 30Ind.Cas.781
AppellantIn Re: Subba Naiker Minor by His Mother and Next Friend, Kichiammal
Excerpt:
hindu law - joint family--gift by managing member of one-tenth of joint family properties to his daughters on occasion of their marriage--gift, validity of. - 1. it is argued that though the gift may be binding on the son of the donor, or on a reversioner when made by a widow, it is not binding on the other co-parceners. we are of opinion that this contention cannot be sustained. according to the authorities cited in the decisions referred to by the lower appellate court, the gift is binding on the joint family.2. there is no other question of law. the second appeal is dismissed.
Judgment:

1. It is argued that though the gift may be binding on the son of the donor, or on a reversioner when made by a widow, it is not binding on the other co-parceners. We are of opinion that this contention cannot be sustained. According to the authorities cited in the decisions referred to by the lower Appellate Court, the gift is binding on the joint family.

2. There is no other question of law. The second appeal is dismissed.


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