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Basu Kumthy and anr. Vs. Venkamma Hegadthi - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.268
AppellantBasu Kumthy and anr.
RespondentVenkamma Hegadthi
Cases ReferredVidyapurna Thirthaswamy v. Ugganu
Excerpt:
landlord and tenant - mulgeni lease--enhancement of assessment--who should pay enhanced assessment. - 1. following the full bench decision in vidyapurna thirthaswamy v. ugganu 20 m.l.j. 640 : 1 m.w.n. 333 : 8 m.l.t. 173 : 7 ind. cas. 321, the judgment of the lower appellate court is reversed and that of the munsif restored. but, under the circumstances, each party will bear his own costs of this appeal and in the lower appellate court.
Judgment:

1. Following the Full Bench decision in Vidyapurna Thirthaswamy v. Ugganu 20 M.L.J. 640 : 1 M.W.N. 333 : 8 M.L.T. 173 : 7 Ind. Cas. 321, the judgment of the lower appellate Court is reversed and that of the Munsif restored. But, under the circumstances, each party will bear his own costs of this appeal and in the lower appellate Court.


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