KALAVATHAL Vs. THIRUPATHI PALLAVARAYAN
LAWS(PVC)-1900-3-37
PRIVY COUNCIL
Decided on March 05,1900

KALAVATHAL Appellant
VERSUS
THIRUPATHI PALLAVARAYAN Respondents

JUDGEMENT

- (1.) WE are of opinion that Art. 125 does not apply to the suit, because the plaintiff would not have been entitled to possession if the widow had died at the time of the institution of the suit. It follows that the suit is barred by limitation and ought to have been dismissed.
(2.) THE appeal is allowed with costs throughout.;


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