Skip to content


K. Chinnaya Asari Vs. Annayappa Mooniappa Mudali and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.41
AppellantK. Chinnaya Asari
RespondentAnnayappa Mooniappa Mudali and anr.
Cases ReferredRajah of Vizianagaram v. Dantivada Chelliah
Excerpt:
hereditary village offices act (mad. act iii of 1895), sections 3, 5 - blacksmith's inam in a proprietary estate, whether liable to be attached in execution of a decree. - 1. we nave no doubt that the district judge has properly construted section 3 of act iii of 1895, rajah of vizianagaram v. dantivada chelliah 28 m.k 84, is relied upon but then the fact that the office was that of a village carpenter in a proprietary estate seems to have escaped notice.2. this appeal is dismissed with costs.
Judgment:

1. We nave no doubt that the District Judge has properly construted Section 3 of Act III of 1895, Rajah of Vizianagaram v. Dantivada Chelliah 28 M.k 84, is relied upon but then the fact that the office was that of a village carpenter in a proprietary estate seems to have escaped notice.

2. This appeal is dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //