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The President, District Board, Tanjore Vs. Muthu Vaira Ambalagaran and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1914Mad252; 24Ind.Cas.703
AppellantThe President, District Board, Tanjore
RespondentMuthu Vaira Ambalagaran and ors.
Cases ReferredSee Raja of Karvetinagar v. Pandur Govinda Mudali
Excerpt:
madras estates land act (i of 1908) - cause of action arising before act came into force--suit for rent filed after enforcement of act--exchange of muchilika and pattah, whether necessary. - 1. it is now settled law that even though the cause of action arose before the now act came into force, if the suit is after the act of 1908, no exchange of puttah and muchilika is necessary. [see raja of karvetinagar v. pandur govinda mudali 21 ind. cas. 858 : 14 m.l.t. 535.]. we must reverse the decrees of the lower appellate court and remand the appeals to be disposed of according to law. the costs will abide the result.
Judgment:

1. It is now settled law that even though the cause of action arose before the now Act came into force, if the suit is after the Act of 1908, no exchange of puttah and muchilika is necessary. [See Raja of Karvetinagar v. Pandur Govinda Mudali 21 Ind. Cas. 858 : 14 M.L.T. 535.]. We must reverse the decrees of the lower Appellate Court and remand the appeals to be disposed of according to law. The costs will abide the result.


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