Skip to content


Ranga Sastrigal Vs. Samanna Sastri - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.55
AppellantRanga Sastrigal
RespondentSamanna Sastri
Cases ReferredVrij Bhukandas v. Bai Parvati
Excerpt:
hindu law - libility of grandson to contribute towards grandmother's funeral ceremonies. - 1. no authority in support of the petitioner's plea is cited by the petitioner's vakil and apparently the question of the grandson's liability to contribute under the hindu law was not argued in the court below. we do not think that vrij bhukandas v. bai parvati 9 bom. l.r. 1187, or the text in smirthi chandrika, page 38, chapter ii, section ii, paragraphs 21 to 23, are in point.2. we dismiss the petition with costs.
Judgment:

1. No authority in support of the petitioner's plea is cited by the petitioner's Vakil and apparently the question of the grandson's liability to contribute under the Hindu Law was not argued in the Court below. We do not think that Vrij Bhukandas v. Bai Parvati 9 Bom. L.R. 1187, or the text in Smirthi Chandrika, page 38, Chapter II, Section II, paragraphs 21 to 23, are in point.

2. We dismiss the petition with costs.


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