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Raja Bahadur Narasingarji Gyangirji, Zemindar of Pamur Taluq, Represented by His Only Duly Authorized Agent, Rama Chandra Aiyar Vs. Vaddamari Malakondayya Naidu - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in29Ind.Cas.601
AppellantRaja Bahadur Narasingarji Gyangirji, Zemindar of Pamur Taluq, Represented by His Only Duly Authorize
RespondentVaddamari Malakondayya Naidu
Cases ReferredFoulkes v. Muthusami Goundan
Excerpt:
madras rent recovery act (viii of 1865), section 11(3) - madras estates land act (i of 1908)--no retrospective effect. - 1. the only point arguable in second appeal, with which we have been pressed, is whether section 11(3) of act viii of 1865 and the corresponding provision of act i of 1908 should be given retrospective effect. foulkes v. muthusami goundan 21 m. 503 : 8 m.l.j. 207 is against this.2. the second appeal is dismissed with costs.
Judgment:

1. The only point arguable in second appeal, with which we have been pressed, is whether Section 11(3) of Act VIII of 1865 and the corresponding provision of Act I of 1908 should be given retrospective effect. Foulkes v. Muthusami Goundan 21 M. 503 : 8 M.L.J. 207 is against this.

2. The second appeal is dismissed with costs.


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