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Veda Muppan and ors. Vs. Kathan Padayachi and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.57a
AppellantVeda Muppan and ors.
RespondentKathan Padayachi and ors.
Excerpt:
transfer of property act (iv of 1882), section 54 - sale--unregistered sale-deed for less than rs. 100 followed by delivery of possession--subsequent sale-deed registered--title--priority. - - 1. there was clearly a sale and possession of the property sold was delivered by the vendor to the purchaser.1. there was clearly a sale and possession of the property sold was delivered by the vendor to the purchaser. the sale is, therefore, valid see ganga narain gope v. kali churn goola 22 c.k 179.2. we see no reason to differ from that ruling.3. we accordingly reverse the decree of the lower appellate court, and restore that of the munsif with costs in this and the lower appellate court.
Judgment:

1. There was clearly a sale and possession of the property sold was delivered by the vendor to the purchaser. The sale is, therefore, valid see Ganga Narain Gope V. Kali Churn Goola 22 C.k 179.

2. We see no reason to differ from that ruling.

3. We accordingly reverse the decree of the lower appellate Court, and restore that of the Munsif with costs in this and the lower appellate Court.


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