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Yimani Sitarama Sastrulu Vs. Gora Ramudu and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in13Ind.Cas.190
AppellantYimani Sitarama Sastrulu
RespondentGora Ramudu and ors.
Cases ReferredSee Sreeranudhu Yarranna v. Donhira Kannamma
Excerpt:
madras act (iii of 1895) - whether applicable to gadala service inam--palanquin hearing service, sale of--public policy. - 1. madras act iii of 1895 has no application to a gadala service inam. see sreeranudhu yarranna v. donhira kannamma (1911) 2 m.w.n. 354 : 21 m.l.j. 962 : 10 m.l.t. 561 : 12 ind. cas. 457. the service is that of a palanquin bearer to the zemindar. the sale of such an inam is not contrary to public policy. we reverse the decree of the lower appellate court and restore that of the district munsif with costs both here and in the lower appellate court.
Judgment:

1. Madras Act III of 1895 has no application to a Gadala service inam. See Sreeranudhu Yarranna v. Donhira Kannamma (1911) 2 M.W.N. 354 : 21 M.L.J. 962 : 10 M.L.T. 561 : 12 Ind. Cas. 457. The service is that of a palanquin bearer to the zemindar. The sale of such an inam is not contrary to public policy. We reverse the decree of the lower Appellate Court and restore that of the District Munsif with costs both here and in the lower Appellate Court.


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