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Kandasawmy Mudali and anr. Vs. Sengoda Mudali - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in16Ind.Cas.546
AppellantKandasawmy Mudali and anr.
RespondentSengoda Mudali
Cases ReferredRamiah v. Gundala Ramanna
Excerpt:
limitation - lease for term--tenant holding over after expiry of term--non-payment of rent--tenancy on sufferance--suit by landlord for possession after twelve years after determination of lease. - 1. the question of limitation is governed by vadapalli narasimham v. dronamraju seetharamamurty 3 m.l.t. 256 and subba veti ramiah v. gundala ramanna 33 m.j 260 : 19 m.l.j. 732.2. the second appeal is dismissed with costs.
Judgment:

1. The question of limitation is governed by Vadapalli Narasimham v. Dronamraju Seetharamamurty 3 M.L.T. 256 and Subba veti Ramiah v. Gundala Ramanna 33 M.j 260 : 19 M.L.J. 732.

2. The second appeal is dismissed with costs.


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