A SUNDARARAMAYYA Vs. CSITAMMA
LAWS(PVC)-1901-3-10
PRIVY COUNCIL
Decided on March 23,1901

A SUNDARARAMAYYA Appellant
VERSUS
CSITAMMA Respondents

JUDGEMENT

- (1.) The plaintiff and his father were members of an undivided family. The father made a gift of about 8 acres of land, which formed ancestral property, to the first defendant, his daughter, in 1899, The father died in 1904 and the plaintiff sues to recover possession of the land given to the first defendant by his father, on the ground that the father was not competent to make a gift of joint family property. The family owned not leas than two hundred acres at the time of the gift.
(2.) The lower Appellate Court; was of opinion that the plain- tiff's father had intended at the time of her marriage to give some properties to the first defendant and as ho was only carrying out that intention by making this gift, it is valid.
(3.) The marriage took place about forty years before the gift. There was no evidence that the father then had any intention to give any property to the first defendant. We are therefore unable to accept that finding. Is the gift then valid?;


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