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Yattikutty Rajanna Vs. Sri Rajah Mantri Pragada Bhujanga Row Bahadur Garu - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.160
AppellantYattikutty Rajanna
RespondentSri Rajah Mantri Pragada Bhujanga Row Bahadur Garu
Cases ReferredGorekala Kanahaiya v. Janardha Padhai
Excerpt:
landlord and tenant - suit in ejectment--madras estates land act (1 of 1908), section 6--occupancy rights--liability of tenant to be ejected. - 1. following the decision of the frill bench in gorekala kanahaiya v. janardha padhai 8 ind. cas. 736 : 1 m.w.n. 841 : 9 m.l.t. 64 we reverse the decree of the lower appellate court and restore the decree of the district munsif. we allow the plaintiff rent at the rate allowed by the district munsif for five faslis subsequent to the date of the district munsif's decree. the parties will bear their own costs throughout.
Judgment:

1. Following the decision of the Frill Bench in Gorekala Kanahaiya v. Janardha Padhai 8 Ind. CAS. 736 : 1 M.W.N. 841 : 9 M.L.T. 64 we reverse the decree of the lower appellate Court and restore the decree of the District Munsif. We allow the plaintiff rent at the rate allowed by the District Munsif for five faslis subsequent to the date of the District Munsif's decree. The parties will bear their own costs throughout.


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