POGULA KESAVAYYA Vs. POGULA VENKAYAMMA BEING
LAWS(MAD)-1953-4-44
HIGH COURT OF MADRAS
Decided on April 01,1953

POGULA KESAVAYYA Appellant
VERSUS
POGULA VENKAYAMMA BEING MINOR BY FATHER AND NEXT FRIEND Respondents

JUDGEMENT

Ramaswami, J. - (1.) C. R. P. No. 1988 of 1952 has been filed against the order made by the learned District Munsif of Tenali in O. S. No. 268 of 1951. C. R. P. No. 1987 of 1952 has been filed against the order of the Same Judge in I. A. No. 835 of 1952 in O. S. No 268 of 1951.
(2.) The facts are: the suit O. S. No. 268 of 1951 has been filed by Pogula Venkayamma, being a minor represented by her father and next friend B. Krishnaiah, against her husband for maintenance etc.
(3.) The case for this husband was that it was quite true that he tied tali and as a matter of fact he lived with the plaintiff for sometime but that it was only a show of marriage, whatever that may mean, and that he is not liable for any amount as contended by the plaintiff.;


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