Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Musammat Parmi vs Musammat Munda on 13 December, 1909
Equivalent citations: 4 Ind Cas 556
Author: K Husain
Bench: K Husain


JUDGMENT

Karamat Husain, J.

1. This was a suit by one daughter against another of a Hindu governed by the Mitakshara. The Court of first instance came to the conclusion that the defendant was in poorer circumstances than the plaintiff and dismissed the suit. That decree was confirmed by the lower appellate Court which found that neither of them had any property of any considerable value of her own, but that the father-in-law of the plaintiff was well to do while that of the defendant was in poorer circumstances. The plaintiff comes here in second appeal and, it is argued on her behalf that the plaintiff and the defendant both come within the category of indigent daughters, and that, therefore, they have equal rights in law. On the authority of Audh Kunwari v. Chandra Dai 2 A. 561 and Danno v. Darbo 4A.243. I am of opinion that the defendant is comparatively poorer than the plaintiff. In these circumstances the appeal fails and is dismissed with costs, which in this Court will include fees on the higher scale.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

66 queries in 0.096 seconds.