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Vedakannu Nadar and ors. Vs. Nanguneri Taluk Singikulam Annadana Chatram Through Its Huktdars Medai Dalavoi Ranganatha Mudaliar and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Trusts and Societies
CourtChennai
Decided On
Reported inAIR1938Mad982; (1938)2MLJ663
AppellantVedakannu Nadar and ors.
RespondentNanguneri Taluk Singikulam Annadana Chatram Through Its Huktdars Medai Dalavoi Ranganatha Mudaliar a
Excerpt:
- order1. the costs will be paid by medai dalavai ranganatha mudaliar (respondent no. 1), medai dalavai kumaraswami mudaliar (respondent no. 2), and chellammal, the widow of medai dalavai shanmuga kumaraswami mudaliar, from the assets in their hands of thirumalayappa mudaliar.appeal2. it follows from my judgment in the connected appeal that the lower court's decree here is also reversed and the suit is dismissed with costs throughout.
Judgment:
ORDER

1. The costs will be paid by Medai Dalavai Ranganatha Mudaliar (respondent No. 1), Medai Dalavai Kumaraswami Mudaliar (respondent No. 2), and Chellammal, the widow of Medai Dalavai Shanmuga Kumaraswami Mudaliar, from the assets in their hands of Thirumalayappa Mudaliar.

Appeal

2. It follows from my judgment in the connected appeal that the lower Court's decree here is also reversed and the suit is dismissed with costs throughout.


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