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Lakshmi Ammal and anr. Vs. P. Thyagaraya Mudaliar and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in18Ind.Cas.378
AppellantLakshmi Ammal and anr.;p. Thyagaraya Mudaliar and ors.
RespondentP. Thyagaraya Mudaliar and ors.;lakshmi Ammal and ors.
Cases ReferredGanesh Lal v. Suraj Mal
Excerpt:
majority act (ix of 1875), section 3 - grant of letters of administration whether amounts to appointment of guardian of minor or lunatic--extension of minority--probate and administration act (v of 1881), section 33. - order1. on the question whether the 2nd defendant attained his majority at the age of 18 or is still a minor, we agree with the decision cited to us ganesh lal v. suraj mal 89 p.r. 1903 that the grant of letters of administration under section 33 of the probate and administration act, v of 1381, does not amount to the appointment by the court of a guardian of the property of the minor or lunatic concerned, and, consequently, section 3 of the indian majority act, ix of 1575, does not operate to extend the period of minority. the 2nd defendant is declared to have attained majority.
Judgment:
ORDER

1. On the question whether the 2nd defendant attained his majority at the age of 18 or is still a minor, we agree with the decision cited to us Ganesh Lal v. Suraj Mal 89 P.R. 1903 that the grant of Letters of Administration under Section 33 of the Probate and Administration Act, V of 1381, does not amount to the appointment by the Court of a guardian of the property of the minor or lunatic concerned, and, consequently, Section 3 of the Indian Majority Act, IX of 1575, does not operate to extend the period of minority. The 2nd defendant is declared to have attained majority.


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