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Raman Nair and ors. Vs. Pannangat Chandu Kutti Nair and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.930
AppellantRaman Nair and ors.
RespondentPannangat Chandu Kutti Nair and ors.
Cases ReferredMadhava v. Narayana
Excerpt:
malabar law - melcharth--validity--receipt of rents for more than 12 years--adverse possession. - - the plaintiffs are clearly barred from disputing it, as defendants nos.1. the only question argued in second appeal is about the validity of the melcharth. the plaintiffs are clearly barred from disputing it, as defendants nos. 2 to 19 have been in receipt of rents as melcharthdars for more than 12 years. the ruling in madhava v. narayana 9 m. 244, is a clear authority in the defendants' favour.2. the second appeal is dismissed with costs.
Judgment:

1. The only question argued in second appeal is about the validity of the melcharth. The plaintiffs are clearly barred from disputing it, as defendants Nos. 2 to 19 have been in receipt of rents as melcharthdars for more than 12 years. The ruling in Madhava v. Narayana 9 M. 244, is a clear authority in the defendants' favour.

2. The second appeal is dismissed with costs.


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