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Surjokant Nundi Vs. Mohesh Chunder Dutt and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1883)ILR9Cal70
AppellantSurjokant Nundi
RespondentMohesh Chunder Dutt and ors.
Cases ReferredUma Sunker Moitro v. Kali Komul Mozumdar I.L.R.
Excerpt:
hindu law - succession of adopted son of one daughter and natural son of another--grandfather's estate. - richard garth, c.j.1. in this case we think it right to follow what we understand to be the rule laid down by the full bench in the case of uma sunker moitro v. kali komul mozumdar i.l.r. 6 cal. 256.2. we find no special text or rule laid down in the books applicable to this case; and we, therefore, hold that the adopted son of a daughter shares equally with a natural son the inheritance left by his maternal grandfather. the lower court's view is, therefore, correct.3. the appeal is dismissed with costs.
Judgment:

Richard Garth, C.J.

1. In this case we think it right to follow what we understand to be the rule laid down by the Full Bench in the case of Uma Sunker Moitro v. Kali Komul Mozumdar I.L.R. 6 Cal. 256.

2. We find no special text or rule laid down in the books applicable to this case; and we, therefore, hold that the adopted son of a daughter shares equally with a natural son the inheritance left by his maternal grandfather. The lower Court's view is, therefore, correct.

3. The appeal is dismissed with costs.


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