SUBHARAYA TAWKER Vs. RAJARAM TAWKER
LAWS(PVC)-1901-11-22
PRIVY COUNCIL
Decided on November 01,1901

SUBHARAYA TAWKER Appellant
VERSUS
RAJARAM TAWKER Respondents

JUDGEMENT

- (1.) We fire unable to agree with the decision of the District Judge.
(2.) Under Exhibit A the members of the family became completely divided in interest in respect of all their property, but so far as the village now in question is concerned, it was agreed that the plaintiff was to receive one-fourth of the net income (on account of his one- fourth share of the village) from the eldest member of the family who was to manage the village.
(3.) Such an agreement cannot bar the plaintiff's right to sue for partition by metes and bounds of his one-fourth share of the village as one of the four tenants in common.;


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