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K. Ramaswami Naicker Vs. A. Seenimakayya Veluchami Naicker - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in32Ind.Cas.594
AppellantK. Ramaswami Naicker
RespondentA. Seenimakayya Veluchami Naicker
Excerpt:
madras estates land act (i of 1908), sections 55 and 3(16) - land not classed as ryoti--suit for pattah, who can bring. - 1. this suit purports to be under section 55 of act i of 1908. that section only gives a right to bring the suit to ryots, and the plaintiff according to the finding is not a ryot within the definition of the act.2. we accept the finding and dismiss the suit with costs throughout.
Judgment:

1. This suit purports to be under Section 55 of Act I of 1908. That section only gives a right to bring the suit to ryots, and the plaintiff according to the finding is not a ryot within the definition of the Act.

2. We accept the finding and dismiss the suit with costs throughout.


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