RAMGOUDA ANNAGOUDA PATIL Vs. BHAUSAHEB
LAWS(BOM)-1927-7-29
HIGH COURT OF BOMBAY
Decided on July 11,1927

RAMGOUDA ANNAGOUDA PATIL Appellant
VERSUS
BHAUSAHEB Respondents

JUDGEMENT

Sinha, J. - (1.) THIS is an appeal by the plaintiffs from a decree of the High Court of Bombay which modified a decree of the Subordinate Judge of Belgaum made in suit No. 203 of 1919.
(2.) THAT suit was instituted to recover possession of certain houses and lands from the defendants. The properties in suit originally belonged to one Akkagouda who died in 1846. leaving two widows, Lingava and Tayava, and a daughter Kashibai, who was married to one Shivgouda and had a son Shidgouda. Lingava died before 1868, but her co-widow lived till 1912, thus surviving her husband for sixty-six years.
(3.) KASHIBAI, the daughter, died in 1907, a few days after the death of her husband Shivgouda. Shidgouda, her eldest son, died in 1907, leaving an adopted son named Bhau (defendant No 1). Kashibai had a second son, Pirgouda (defendant No. 2) who, however, had been given in adoption to another family some years before Kashibai's death.;


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