Skip to content


The Secretary of State for India in Council Vs. Illikkal Assan and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in32Ind.Cas.755
AppellantThe Secretary of State for India in Council
Respondentillikkal Assan and ors.
Excerpt:
madras land encroachments act (iii of 1905), sections 5, 6, 7 and 14 - notice under section 7, effect of--cause of action. - 1. the appeal must be allowed having regard to the opinion of the full bench that there was no cause of action based on the notice dated september 1910.2. the decree of the lower court will be reversed and that of the district munsif restored with costs in this and in the lower appellate court.3. the memorandum of objections is dismissed.
Judgment:

1. The appeal must be allowed having regard to the opinion of the Full Bench that there was no cause of action based on the notice dated September 1910.

2. The decree of the lower Court will be reversed and that of the District Munsif restored with costs in this and in the lower Appellate Court.

3. The memorandum of objections is dismissed.


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