L. GOWRAMMA (D) BY LR. Vs. SUNANDA (D) BY LRS. & ANR.
LAWS(SC)-2016-1-24
SUPREME COURT OF INDIA
Decided on January 12,2016

L. Gowramma (D) By Lr. Appellant
VERSUS
Sunanda (D) By Lrs. And Anr. Respondents

JUDGEMENT

- (1.) Delay condoned in filing the special leave petitions.
(2.) Leave granted.
(3.) These appeals raise an interesting question on the true construction of some of the provisions of the Hindu Law Women's Rights Act, 1933 (Mysore Act No.X of 1933). One Venkatsubbaiah had two sons Mahabalaiah and Thimmappa. After the death of Venkatsubbaiah, the two sons and the wife of Mahabalaiah constituted a joint Hindu family. Mahabalaiah being the elder brother was the Karta of the said family. In the year 1940-1941, Mahabalaiah and Thimmappa partitioned and divided their joint family properties and got possession of their respective shares. Thimmappa died on 9.10.1952, leaving behind him his widow one Gowramma and three daughters. The widow has executed a will on 9.5.1990 bequeathing her share in the joint family property in favour of only one of the three daughters namely the third defendant. The 4th defendant has been joined in the suit inasmuch as the first defendant widow had sold one of the scheduled items of the suit property namely item No.3 to the said 4th defendant during the pendency of the suit.;


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