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T. Seetharama Chetty Vs. P. Seshiah Chetty and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in17Ind.Cas.417
AppellantT. Seetharama Chetty
RespondentP. Seshiah Chetty and ors.
Excerpt:
transfer of property act (iv of 1882), section 130 - pro-note executed by managing member of hindu family--endorsee of such pro-note, whether can sue members other than maker of pro-note--endorsement whether assignment of actionable claim. - 1. there is no transfer to the plaintiff of the claims of ethirajammal and seethammal against the members of the family under section 130 of the transfer of property act. the endorsement of the promissory-note entitles the plaintiff to sue only ponniah and after his death his legal representatives. the appeal is dismissed with costs.
Judgment:

1. There is no transfer to the plaintiff of the claims of Ethirajammal and Seethammal against the members of the family under Section 130 of the Transfer of Property Act. The endorsement of the promissory-note entitles the plaintiff to sue only Ponniah and after his death his legal representatives. The appeal is dismissed with costs.


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