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Kaliba Sahib and ors. Vs. Periathambia Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Reported inAIR1927Mad439
AppellantKaliba Sahib and ors.
RespondentPeriathambia Pillai and ors.
Cases Referred and Raja of Pittapur v. Venkata Subba Row
Excerpt:
- waller, j.1. the only question for consideration is that of limitation. the decisions of this court seems to me to lay down that the claim for faslis 1326 and 1327 is barred by limitation vide ramakrishna chetty v. subbaraya iyer [1915] 38 mad. 101 sundaram iyer v. muthu ganapathi iyer [1912] m. w. n. 652 and raja of pittapur v. venkata subba row [1916] 39 mad. 645 and that it makes no difference whether the landlord is suing on a registered deed or not.2. the appeals are dismissed. second appeal no. 480 of 1925 is dismissed with costs.
Judgment:

Waller, J.

1. The only question for consideration is that of limitation. The decisions of this Court seems to me to lay down that the claim for faslis 1326 and 1327 is barred by limitation vide Ramakrishna Chetty v. Subbaraya Iyer [1915] 38 Mad. 101 Sundaram Iyer v. Muthu Ganapathi Iyer [1912] M. W. N. 652 and Raja of Pittapur v. Venkata Subba Row [1916] 39 Mad. 645 and that it makes no difference whether the landlord is suing on a registered deed or not.

2. The appeals are dismissed. Second Appeal No. 480 of 1925 is dismissed with costs.


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