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Sri Raja Varadaraja Appa Rao Bahadur Zamindar Garu Vs. Katnani Kuruvanna and ors., and - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in32Ind.Cas.722
AppellantSri Raja Varadaraja Appa Rao Bahadur Zamindar Garu
RespondentKatnani Kuruvanna and ors., and ;uddagiri Bhushayya, and ;prabhala Subbiah and ors., and ;modhumanta
Excerpt:
madras estates land act (i of 1908), sections 3, clause 2(d), 8 - estate--grantee owning kudivaram--village if estate--occupancy rights, absence of, in tenants--presumption of kudivaram being in landlord, if justifiable--exception to section 8, scope of. - 1. we have heard the learned vakil who appeared for the respondents fully, and we do not think that the findings of the learned district judge are open to question before us. we accept those findings.2. the result of that will be that the plaintiff will have a decree for ejectment and also for occupation rent at the rate of rs. 40 per acre per year from fasli 1319 till the date of the delivery of possession. the appellant will have his costs throughout.
Judgment:

1. We have heard the learned Vakil who appeared for the respondents fully, and we do not think that the findings of the learned District Judge are open to question before us. We accept those findings.

2. The result of that will be that the plaintiff will have a decree for ejectment and also for occupation rent at the rate of Rs. 40 per acre per year from Fasli 1319 till the date of the delivery of possession. The appellant will have his costs throughout.


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