Skip to content


Mahabir Pershad and anr. Vs. Adhikari Koer and anr. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Property
CourtKolkata
Decided On
Judge
Reported in(1896)ILR23Cal942
AppellantMahabir Pershad and anr.
RespondentAdhikari Koer and anr.
Excerpt:
limitation - adverse possession--hindu law--mitakshara--estate in the possession of the widow of the last male survivor of a family coparcenary--possession, first obtained through her, held, adversely to the heirs, by the widow of another coparcener--limitation act (xv of 1877). - macnaghten, j.1. their lordships are of opinion that there is no foundation for this appeal. they entirely agree with the judgment of the court below. they think that the possession has been adverse since the year 1843, the date of dipa koer's death; and they will, therefore, humbly advise her majesty that the appeal must be dismissed with costs.
Judgment:

Macnaghten, J.

1. Their Lordships are of opinion that there is no foundation for this appeal. They entirely agree with the judgment of the Court below. They think that the possession has been adverse since the year 1843, the date of Dipa Koer's death; and they will, therefore, humbly advise Her Majesty that the appeal must be dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //