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G. Narayanasawmi Naidu Garu Vs. Gangadharam Sitayya - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in15Ind.Cas.784
AppellantG. Narayanasawmi Naidu Garu
RespondentGangadharam Sitayya
Excerpt:
madras estates land act (i of 1908), section 3(e) - inam village carved out of a permanently settled estate--applicability of the act. - 1. there is no foundation for the view that the village is not an estate within the meaning of the estates land act.2. that being so, the plaintiff is not entitled to eject tenant. the second appeal is dismissed with costs.
Judgment:

1. There is no foundation for the view that the village is not an estate within the meaning of the Estates Land Act.

2. That being so, the plaintiff is not entitled to eject tenant. The second appeal is dismissed with costs.


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