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Duraiswami Reddiar Alias Suppa Reddiar Vs. P.K. Ramachandra thevan - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in115Ind.Cas.256
AppellantDuraiswami Reddiar Alias Suppa Reddiar
RespondentP.K. Ramachandra thevan
Cases ReferredRaja of Ramnad v. Muthanan Servai and of
Excerpt:
landlord and tenant - lease of melwaram right--village officer's remuneration, payment of by government direct with corresponding increase in peishcush--suit by landholder to recover manibha swatantram from lessee. - ramesam, j.1. apart from some differences in minor details in the cases i think the principle of raja of ramnad v. muthanan servai and of the decision of phillips and curgenven, jj., in appeal no. 416 of 1923, governs this case. the decision of the courts below is right.2. the second appeal is dismissed with costs.
Judgment:

Ramesam, J.

1. Apart from some differences in minor details in the cases I think the principle of Raja of Ramnad v. Muthanan Servai and of the decision of Phillips and Curgenven, JJ., in Appeal No. 416 of 1923, governs this case. The decision of the Courts below is right.

2. The second appeal is dismissed with costs.


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