Bangaru Aiyar And Anr. vs Siva Subrahmania Pillai on 20 July, 1900

Madras High Court
Bangaru Aiyar And Anr. vs Siva Subrahmania Pillai on 20 July, 1900
Equivalent citations: (1900) 10 MLJ 397


JUDGMENT

1. The temple committee is a legal entity appointed under a statute. No provision is made in that statute for a majority suing on behalf of the wnole, and we are not aware of any case in which it has been held they can do so The suit was therefore rightly dismissed. The second appeal is dismissed with costs.

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