Skip to content


Rangaswami Naicker and anr. Vs. Venkitachala Naicker and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1928Mad144
AppellantRangaswami Naicker and anr.
RespondentVenkitachala Naicker and anr.
Excerpt:
- .....to what occurred some 15 years before they gave the evidence is of an uncertain nature. i must take it then that the delivery under ex. e. to plaintiff on 17th september 1907 was not sham or symbolical but that he came into possession on that date and ousted those already there, whether these were defendant 1 or defendants 2 and 3. the only question then remaining, as the subordinate judge states, was whether defendants 2 and 3 had proved possession within 12 years of suit. as they were dispossessed on 17th september 1907, if they were in possession before that date, they could not establish adverse possession for 12 years prior to suit, since the suit was filed on 15th september 1919. it does not matter that the subordinate judge has not considered whether the oral lease pleaded.....
Judgment:

Wallace, J.

1. I am not prepared to re-appreciate the evidence regarding the effect of the delivery under Ex. E. The Subordinate Judge has appreciated it from his point of view and I am not prepared to re-open his finding on a question of fact merely because the evidence of direct witnesses to what occurred some 15 years before they gave the evidence is of an uncertain nature. I must take it then that the delivery under Ex. E. to plaintiff on 17th September 1907 was not sham or symbolical but that he came into possession on that date and ousted those already there, whether these were defendant 1 or defendants 2 and 3. The only question then remaining, as the Subordinate Judge states, was whether defendants 2 and 3 had proved possession within 12 years of suit. As they were dispossessed on 17th September 1907, if they were in possession before that date, they could not establish adverse possession for 12 years prior to suit, since the suit was filed on 15th September 1919. It does not matter that the Subordinate Judge has not considered whether the oral lease pleaded by plaintiff in favour of defendants 2 and 3 in 1909 is true or not. Plaintiffs' claim of title was founded on the Court auction purchase and delivery on 17th September 1907 and not on the oral lease and the suit was fought on that ground.

2. I see no reason to interfere, and dismiss this second appeal with costs.


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