RAJA OF PITTAPUR Vs. SECRETARY OF STATE FOR INDIA
LAWS(BOM)-1929-3-17
HIGH COURT OF BOMBAY
Decided on March 15,1929

RAJA OF PITTAPUR Appellant
VERSUS
SECRETARY OF STATE FOR INDIA Respondents

JUDGEMENT

- (1.) The appellant in this case who is the plaintiff in the suit, and will be hereinafter referred to as the plaintiff, is appealing against a decree dated March 81, 1925, of the High Court of Judicature at Madras whereby the plaintiff s suit was dismissed and the plaintiff was ordered to pay certain costs.
(2.) The plaintiff as successor in title of his father holds twenty seven villages, formerly part of an estate known as the Totapalli estate situate in the Godaveri District in the Northern Circars of Madras. These villages were purchased in 1879 by the plaintiff s father from the then holder and Mansabdar of the Tofcapalli estate.
(3.) In the years 1913 and 1915 the Tahasildar of Peddapur collected from tenants of the plaintiff in two of the twenty-seven villages royalties or penalties for the removal of gravel and stone from hills within the boundaries of such two villages. He did be on the footing that the underground rights in the villages belonged to the Government.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.