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Gollapudy Ramalingam Alias Ramayya and anr. Vs. Gollapudy Somidevamma and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.541
AppellantGollapudy Ramalingam Alias Ramayya and anr.
RespondentGollapudy Somidevamma and anr.
Cases ReferredAchuta Bhatta v. Manjunathayya
Excerpt:
hindu, law - adoption--authority to adopt--evidence. the evidence of witnesses who speak to the authority to adopt, may be accepted to the factum of adoption. - 1. we are not prepared to say that the district judge was wrong in accepting the evidence of the defendants' witnesses, who speak to the authority to adopt, being given to the factum of the adoption.2. if the evidence of these witnesses is true, it is not suggested there are any grounds on which the adoption can be impugned. we think the suit was rightly dismissed. the appeal is dismissed with costs.3. as regards the memorandum of objections, we are not satisfied that the present suit falls within the decision in achuta bhatta v. manjunathayya 26 m. 654.4. the memorandum of objections is dismissed with costs.
Judgment:

1. We are not prepared to say that the District Judge was wrong in accepting the evidence of the defendants' witnesses, who speak to the authority to adopt, being given to the factum of the adoption.

2. If the evidence of these witnesses is true, it is not suggested there are any grounds on which the adoption can be impugned. We think the suit was rightly dismissed. The appeal is dismissed with costs.

3. As regards the memorandum of objections, we are not satisfied that the present suit falls within the decision in Achuta Bhatta v. Manjunathayya 26 M. 654.

4. The memorandum of objections is dismissed with costs.


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