Skip to content


Mayilkothil Kunjunni Nair Vs. Vadakeveetil Kongathil Ela Nair - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in6Ind.Cas.599
AppellantMayilkothil Kunjunni Nair
RespondentVadakeveetil Kongathil Ela Nair
Cases ReferredAriya Pillai v. Thangammal
Excerpt:
succession certificate act (vii of 1889), sections 7, 19 - appeal right of. - 1. no appeal lies against an order under section 7 of act vii of 1889 directing security to be given. it is only against an order under section 19 that an appeal lies. rama reddi v. papi reddi 19 m.k 199 there is nothing in ariya pillai v. thangammal 20 m.k 442, opposed to this view.2. we dismiss the appeal with costs.
Judgment:

1. No appeal lies against an order under Section 7 of Act VII of 1889 directing security to be given. It is only against an order under Section 19 that an appeal lies. Rama Reddi v. Papi Reddi 19 M.K 199 There is nothing in Ariya Pillai v. Thangammal 20 M.K 442, opposed to this view.

2. We dismiss the appeal with costs.


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