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T.R. Sundaram Aiyar Vs. Subbammal and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1916Mad544(1); 29Ind.Cas.23
AppellantT.R. Sundaram Aiyar
RespondentSubbammal and anr.
Excerpt:
hindu law - absolute alienation of joint family property in lieu of maintenance, whether legal. - 1. no authority has been adduced to support the appellant's contention that any absolute alienation of joint family property to a maintainance-holder in lieu of maintainance is necessarily illegal: and in the present case we must accept the finding of the lower appellate court that the alienation by exhibit i was not excessive or unreasonable in the circumstances in which it was made.2. the second appeal is dismissed with costs.
Judgment:

1. No authority has been adduced to support the appellant's contention that any absolute alienation of joint family property to a maintainance-holder in lieu of maintainance is necessarily illegal: and in the present case we must accept the finding of the lower Appellate Court that the alienation by Exhibit I was not excessive or unreasonable in the circumstances in which it was made.

2. The second appeal is dismissed with costs.


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