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Madras High Court
Narayanasami Padayachi vs Govindasami Padayachi on 17 July, 1906
Equivalent citations: (1906) 16 MLJ 505


JUDGMENT

1. We are of opinion that Muthuvaiyan v. Sinna Samavaiyan I.L.R. 28 M. 526 was rightly decided. In the earliar case Naniyana Chettiar v. Ghokkappa Mudaliar I.L.R. 25 M. 655, the attention of the Court was not called to Mussumat Bahuns Kowur v. Lalla Buhooree Lall 14 M.I.A. 496, We think Narayana Chettiar v. Chokkappa Mudaliar I.L.R. 25 M. 655 must be overruled.

2. Our answer to the question referred to us is in the negative.


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