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Santhana Sooramma and anr. Vs. Santhana Mangayya - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in18Ind.Cas.1006
AppellantSanthana Sooramma and anr.
RespondentSanthana Mangayya
Excerpt:
will - document authorising adoption and giving widow life-estate in case of dispute with adopted son--registration--probate and administration act (v of 1881), section 3. - 1. we agree with the subordinate judge that the instrument exhibit ii is not a will. we dismiss the second appeal with costs.
Judgment:

1. We agree with the Subordinate Judge that the instrument Exhibit II is not a Will. We dismiss the second appeal with costs.


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