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Godavarthy Sundaramma Vs. Godavarthy Mangamma - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in47Ind.Cas.543
AppellantGodavarthy Sundaramma
RespondentGodavarthy Mangamma
Excerpt:
court fees act (vii of 1870), section 7(v)(b), (d) - suit for recovery of land forming part of entire estate, hut neither sub-divided nor separately assessed--valuation, method of--court-fee payable. - 1. the report of the district munsif now received places it beyond doubt that the portion of survey no. 304, which is, a part of the subject-matter of the suit, has not been sub-divided and separately assessed to land revenue.2. it cannot, therefore, be valued under clause (6) of section 7(v) of the court fees act. the order of the learned judge is dearly right.3. the appeal must be dismissed with costs.
Judgment:

1. The report of the District Munsif now received places it beyond doubt that the portion of Survey No. 304, which is, a part of the subject-matter of the suit, has not been sub-divided and separately assessed to land revenue.

2. It cannot, therefore, be valued under Clause (6) of Section 7(v) of the Court Fees Act. The order of the learned Judge is dearly right.

3. The appeal must be dismissed with costs.


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