Skip to content


Balireddi Vissanna Alias Viswanadham and ors. Vs. Venkayala Appalanarasayya - Court Judgment

LegalCrystal Citation
Subjectproperty
CourtChennai
Decided On
Reported inAIR1945Mad113
AppellantBalireddi Vissanna Alias Viswanadham and ors.
RespondentVenkayala Appalanarasayya
Excerpt:
- wadsworth, j.1. when a mortgage in favour of a and b is superseded by another mortgage in favour of a alone, the second debt is not in favour of the same creditor as the first and ban not be treated as a renewal, for the purpose of the explanation to section 8, madras act, 4 of 1938, the appeal is dismissed with costs.
Judgment:

Wadsworth, J.

1. When a mortgage in favour of A and B is superseded by another mortgage in favour of A alone, the second debt is not in favour of the same creditor as the first and ban not be treated as a renewal, for the purpose of the explanation to Section 8, Madras Act, 4 of 1938, The appeal is dismissed with costs.


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