NAGOOR AMMAL Vs. M K M MEERAN
LAWS(MAD)-1953-7-17
HIGH COURT OF MADRAS
Decided on July 08,1953

NAGOOR AMMAL Appellant
VERSUS
M.K.M.MEERAN Respondents

JUDGEMENT

Rajamannar, C.J. - (1.) This is an appeal under the Letters Patent against the judgment of Rajagopalan J. with his leave dismissing 'S. A. N. 1958 of 3946'. It arises out of a suit for partition of property which originally belonged to one Hussain Meera, a Sunni Mahomedan. On 9-11-1914 he executed a deed of settlement (Ex. P. 1) in favour of his second wile Nainammal Bibi. The occasion was his proposed marriage to a third wife. The decision of this appeal depends on a construction of the terms of this Settlement Deed. The material portions 0 this deed are as follows: "I have settled upon you for your maintenance the undermentioned nanja land worth Rs. 2000. Therefore this is a settlement deed executed (by me) consenting that you should enjoy for your lifetime the income alone from the said nanja land, that you should not make any gift, sale or hypothecation etc. of the said land, that if you should hereafter have issue by me, the said issue should enjoy the said land hereditarily, and that if you should not have such issue the said property after your lifetime go to me and to my heirs" (Santhathi).
(2.) Hussain Meera died in 1925. He had no issue by Nainammal, his second wife. But by his third wife, he had a daughter Amir Bibi who survived him. Nainammal died on 26-1-1912. On that date it is common ground that the only surviving heirs of Hussain Meera were his mother and his sister, the second defendant in the suit and the appellant before us. She obtained an assignment of her mother's interest and she claims the property in her right and in the right of her mother as the only heirs of Hussain Meera in 1942. Nainammal before her death had executed on 183- 1940 a deed of gift of the suit property in favour of the first defendant. The validity of this gift was challenged in a prior suit which came up to this court in second appeal and it was finally decided therein that that deed was invalid as Nainammal took only a life estate in the property.
(3.) On the death of Nainammal, one of the heirs of Amir Bibi (who had died in 1931) instituted the present suit for partition. His claim originally was on the footing that Amir Bibi got the entire estate on the death of Nainammal as the only one of the "Santhathi" of Hussain Meera alive on the death of Nainammal. This position however was subsequently abandoned and the plaintiff was content to claim on the footing that Amir Bibi was one of the heirs of Hussain Meera when he died in 1925. The main contesting defendant was the second, the appellant before us, who, as already mentioned, claims that the succession opened really in 1942 when Nainammal died and on that date, the only two surviving heirs of Hussain Meera were his mother and herself.;


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