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Kantipudi Somayya and anr. Vs. Khatya Begam Saheba and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1914Mad96; 24Ind.Cas.784
AppellantKantipudi Somayya and anr.
RespondentKhatya Begam Saheba and ors.
Cases ReferredFollowing Syed Ajam Sahib v. Ananthanarayana Aiyar
Excerpt:
transfer of property act (iv of 1882), section 107 - lease--instrument signed, by lessee alone and accepted by lessor sufficient--suit after expiry of lease--term, whether competent. - 1. following syed ajam sahib v. ananthanarayana aiyar 8 ind. cas. 668 5 m. 95 : (1910) m.w.n. 766 : 8 m. l. 137 : 21 m.l.j. 202. and second appeal no. 308 of 1910, we reverse the decision of the lower appellate court and restore the munsif s decree. the costs in the lower appellate court will be borne by the respective parties as directed by that court. the respondents nos. 4 and 5 will pay the appellant's costs in this court.
Judgment:

1. Following Syed Ajam Sahib v. Ananthanarayana Aiyar 8 Ind. Cas. 668 5 M. 95 : (1910) M.W.N. 766 : 8 M. L. 137 : 21 M.L.J. 202. and Second Appeal No. 308 of 1910, we reverse the decision of the lower Appellate Court and restore the Munsif s decree. The costs in the lower Appellate Court will be borne by the respective parties as directed by that Court. The respondents Nos. 4 and 5 will pay the appellant's costs in this Court.


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