Skip to content


Zamindar of Venkatagiri Vs. Vemaraja Suryaprakasam - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.904
AppellantZamindar of Venkatagiri
RespondentVemaraja Suryaprakasam
Excerpt:
madras rent recovery act (viii of 1865), section 11 - water tax charged by zamindar against inamdar--collector's sanction not required. - 1. the collector's sanction was not required to the charge of water tax and this item should have been allowed with the interest on it. we do not find that there was any dispute as to the amount. we modify the decree by allowing the plaintiff to recover the amount claimed as water tax with interest in addition to the amount allowed by the subordinate judge. respondent must pay the costs of this petition.
Judgment:

1. The Collector's sanction was not required to the charge of water tax and this item should have been allowed with the interest on it. We do not find that there was any dispute as to the amount. We modify the decree by allowing the plaintiff to recover the amount claimed as water tax with interest in addition to the amount allowed by the Subordinate Judge. Respondent must pay the costs of this petition.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //