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Gopal Naicken vs Sappa Pillai And Ors. on 24 August, 1908

Madras High Court
Gopal Naicken vs Sappa Pillai And Ors. on 24 August, 1908
Equivalent citations: 2 Ind Cas 484
Author: Miller
Bench: Miller


JUDGMENT

Miller, J.

1. The District Munsif has, as I understand him, found (and the promissory notes are good evidence in support of his finding) that the rent accrued due at or before the time at which the promissory notes were executed.

2. The subsequent eviction by the landlord is not a good defence to his suit for this rent.

3. The decree must be reversed and the claims of plaintiff decreed in each case with costs throughout.

4. If the defendants were evicted before the end of their terra they may have a claim for damages.

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