B VENKATAMUNI Vs. C J AYODHYA RAM SINGH
LAWS(SC)-2006-10-60
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on October 19,2006

B.VENKATAMUNI Appellant
VERSUS
C.J.AYODHYA RAM SINGH Respondents





Cited Judgements :-

JOSEPH ALBERT LEWIS VS. MICHAEL ROQUE LEWIS [LAWS(KAR)-2007-8-61] [REFERRED TO]
GURMEET SINGH VS. NARENDRA KAUR [LAWS(MPH)-2024-4-2] [REFERRED TO]
PADMAKAR HIROO JADHAV AND ORS VS. MRS.KUMUD SUBHASH JADHAV [LAWS(BOM)-2016-12-84] [REFERRED TO]
PEAREYLAL VS. DY DIRECTOR OF CONSOLIDATION BULANDSHAHR [LAWS(ALL)-2007-7-127] [REFERRED TO]
MONA DEVI VS. AMBA DUTT SHYARMA [LAWS(HPH)-2013-9-42] [REFERRED TO]
ASHOK BANSAL VS. ANJU GOEL [LAWS(HPH)-2011-7-21] [REFERRED TO]
G. RAMAIAH VS. V. NANJUNDA MURTHY, [LAWS(KAR)-2013-4-242] [REFERRED TO]
DAYA BAI VS. JAGDISH DAS MANIKPURI [LAWS(CHH)-2022-12-59] [REFERRED TO]
JOYCE CYNTHIA PRABHAKAR VS. A S K SIRCAR [LAWS(ALL)-2013-5-228] [REFERRED TO]
THIYAGARAJAN VS. MUTHUSAMY GOUNDER [LAWS(MAD)-2013-2-147] [REFERRED TO]
SARASAMMA AND ORS. VS. G. PANDURANGAN AND ORS. [LAWS(MAD)-2016-3-208] [REFERRED TO]
GOPAL SWAROOP VS. KRISHNA MURARI MANGAL [LAWS(SC)-2010-11-56] [REFERRED TO]
NIRANJAN UMESHCHANDRA JOSHI VS. MRUDULA JYOTI RAO [LAWS(SC)-2006-12-99] [REFERRED TO]
ADIVEKKA VS. HANAMAVVA KOM VENKATESH [LAWS(SC)-2007-5-175] [REFERRED TO]
BHARPUR SINGH VS. SHAMSHER SINGH [LAWS(SC)-2008-12-185] [REFERRED TO]
SHANTI LAL VS. SHANTILAL [LAWS(RAJ)-2021-4-96] [REFERRED TO]
YOGIRAJ SHARMA VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-10-84] [REFERRED TO]
DINI DEVI VS. KIRANA DEVI [LAWS(HPH)-2023-1-80] [REFERRED TO]
DEEPAK KUMAR DAS VS. PARBATI DAS [LAWS(GAU)-2008-4-34] [REFERRED TO]
RAJ KUMAR MITTAL & ORS VS. RAJESH VENKATESHWAR SOMANI [LAWS(BOM)-2017-10-108] [REFERRED TO]
SATYA VIR SHARMA VS. GUL MARG ICE FACTORY [LAWS(DLH)-2008-9-326] [REFERRED]
DELHI DEVELOPMENT AUTHORITY VS. THAKUR DASS [LAWS(DLH)-2008-8-353] [REFERRED]
D D A VS. NAND ROOP SEHRAWAT [LAWS(DLH)-2008-8-380] [REFERRED TO]
GADEPALLI JAYAPRAKASH VS. GADEPALLI SARASWATI [LAWS(APH)-2010-1-22] [REFERRED TO]
LOKDEEP ROY VS. NIHAR KUMAR ROY [LAWS(CAL)-2015-5-7] [REFERRED TO]
SHAKTI SINGH PATEL VS. VEER SINGH [LAWS(ALL)-2022-5-164] [REFERRED TO]
MURTHY VS. C. SARADAMBAL [LAWS(SC)-2021-12-38] [REFERRED TO]
MOHAR SINGH VS. KRISHAN CHAND [LAWS(HPH)-2014-9-63] [REFERRED TO]
GIAN CHAND VS. STATE OF H.P. [LAWS(HPH)-2014-5-84] [REFERRED TO]
TDI INTERNATIONAL INDIA (P) LTD VS. REGIONAL EXECUTIVE DIRECTOR, SOUTHERN REGION, ADMINISTRATIVE BLDG, CHENNAI INTERNATIONAL AIRPORT, CHENNAI [LAWS(MAD)-2017-12-346] [REFERRED TO]
SREEDEVI VS. R RADHAKRISHNAN NAIR [LAWS(KER)-2018-5-95] [REFERRED TO]
SANTOSH KUMAR VS. MUNNA LAL [LAWS(ALL)-2022-6-78] [REFERRED TO]
SUKHBILAS RAM VS. JEETURAM [LAWS(CHH)-2015-1-23] [REFERRED TO]
S. ANIL DIP SINGH KALSI VS. STATE & ORS. [LAWS(DLH)-2017-11-361] [REFERRED TO]
SHANTA CHATTERJEE VS. AVIJIT CHATTERJEE [LAWS(BOM)-2020-2-124] [REFERRED TO]
HARISH CHANDER KAWATRA VS. STATE [LAWS(DLH)-2009-5-222] [REFERRED TO]
SANAT KUMAR DAS VS. ARATI DAS [LAWS(CAL)-2009-9-84] [REFERRED TO]
M. NARAYANAMMA VS. LAKSHMIDEVI AND ORS. [LAWS(KAR)-2015-2-5] [REFERRED TO]
KAUSHAL KUMAR DAS VS. SMTI NILIMA MUDOI [LAWS(GAU)-2014-4-70] [REFERRED TO]
BANDA SREERAMAMURTHY VS. UPPALURI LALITHAMBA [LAWS(APH)-2010-9-55] [REFERRED TO]
SITCO SWARNANDHRA JMII INTEGRATED TOWNSHIP DEVELOPMENT CO PLT LTD VS. A P HOUSING BOURD [LAWS(APH)-2009-1-5] [REFERRED TO]
S S SRIVASTAVA VS. STATE OF DELHI [LAWS(DLH)-2007-2-136] [REFERRED TO]
KAVITA KANWAR VS. STATE [LAWS(DLH)-2014-6-9] [REFERRED TO]
RAMAUTAR VS. RAM NARESH [LAWS(MPH)-2009-2-67] [REFERRED TO]
R.KUMARAN VS. L.DHANALAKSHMI [LAWS(MAD)-2017-7-33] [REFERRED TO]
SAVITHRI VS. KARTHYAYANI AMMA [LAWS(SC)-2007-10-120] [REFERRED TO]
C S DEVAKUMAR VS. K S KRISHNAKUMAR [LAWS(MAD)-2010-11-150] [REFERRED TO]
G JAYAPRAKASH VS. G SARASWATI [LAWS(APH)-2010-1-14] [REFERRED TO]
PRANATI GHOSH VS. ANIL KUMAR GHOSH [LAWS(CAL)-2022-9-131] [REFERRED TO]
SHAUKAT ALI S/O SHRI ANWAR ALI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-2-154] [REFERRED TO]
DESH RAJ GUPTA VS. STATE [LAWS(DLH)-2010-7-80] [REFERRED TO]
DDA VS. JAGDISH CHOPRA [LAWS(DLH)-2008-8-350] [REFERRED]
RAVICHANDRAN VS. THULASIAMMAL [LAWS(MAD)-2019-4-510] [REFERRED TO]
J. RANI VS. G. MANOHARAN [LAWS(MAD)-2018-4-977] [REFERRED TO]
UCO BANK REPRESENTED BY ITS GENERAL MANAGER VS. SK FAYAJUDDIN [LAWS(ORI)-2019-12-23] [REFERRED TO]
ANINDITA MOHANTY VS. HINDUSTAN PETROLEUM CO. LTD. [LAWS(ORI)-2020-4-4] [REFERRED TO]
C M SOBHANA, D/O LATE KRISHNAN NAMBIAR AND C M KRISHNA KUMAR VS. T M JANAKI AMMA AND ANR [LAWS(KER)-2010-11-590] [REFERRED]
SAT PAL AND OTHERS VS. A. VYAS DEV AND OTHERS [LAWS(HPH)-2012-9-218] [REFERRED TO]
RANJU DAS VS. MANISHA DAS [LAWS(TRIP)-2022-4-35] [REFERRED TO]
BALDEV SINGH VS. OM PARKASH [LAWS(P&H)-2008-11-74] [REFERRED TO]
PREM DEVI AND ORS. VS. BHOLANATH GATTANI [LAWS(RAJ)-2015-8-106] [REFERRED TO]
HARISH CHANDRA VS. VIDHYA RANI [LAWS(RAJ)-2015-1-6] [REFERRED TO]
HARBANS SINGH AND OTHERS VS. WATTAN SINGH AND OTHERS [LAWS(HPH)-2019-9-16] [REFERRED TO]
AGRAWAL GLOBAL INFRATECH PRIVATE VS. RAMIYA-HS (JV) [LAWS(JHAR)-2021-10-20] [REFERRED TO]
SURINDER SINGH VS. PIARA SINGH AND OTHERS [LAWS(P&H)-2017-6-37] [REFERRED TO]
MAKI SORABJI COMMISSARIAT VS. HOMI SORABJI COMMISSARIAT [LAWS(BOM)-2014-6-11] [REFERRED TO]
MARIYADAS VS. BENJAMIN [LAWS(KER)-2014-9-81] [REFERRED TO]
CHOUDHARI VS. RAMKARAN [LAWS(CHH)-2020-9-77] [REFERRED TO]
HANS RAJ VS. RAMESH CHAND AND OTHERS [LAWS(HPH)-2016-9-130] [REFERRED]
MUDDANA MALLESWARA RAO VS. KARANAM RAMAIAH AND NAGARATNAMMA CHARITIES [LAWS(APH)-2008-6-23] [REFERRED TO]
JAI PRAKASH AGGARWAL VS. STATE & ORS [LAWS(DLH)-2017-1-90] [REFERRED TO]
PARAMESH CHANDRA SEN VS. SANJUKTA MUKHERJEE [LAWS(CAL)-2017-6-18] [REFERRED TO]
YUMNAM ONGBI TAMPHA VS. YUMNAM JOYKUMAR SINGH [LAWS(SC)-2009-3-52] [REFERRED TO]
GIAN CHAND VS. SHIV DEI [LAWS(HPH)-2014-3-32] [REFERRED TO]
P SHANMUGHAM VS. CHINNATHAYEE [LAWS(MAD)-2008-7-468] [REFERRED TO]
T. RAMESH AND OTHERS VS. LAXMAMMA AND OTHERS [LAWS(APH)-2017-6-59] [REFERRED TO]
ARVIND KUMAR VS. STATE OF U.P. [LAWS(ALL)-2017-4-103] [REFERRED TO]
NAVAL RAGHUNATH ADSUL VS. DEEPAK RAGHUNATH ADSUL [LAWS(BOM)-2019-8-50] [REFERRED TO]
DILLON SINGH VS. AMRUTA BAI [LAWS(MPH)-2014-11-48] [REFERRED TO]
APOLINE DSOUZA VS. JOHN DSOUZA [LAWS(SC)-2007-5-102] [REFERRED TO]
KAVITA KANWAR VS. PAMELA MEHTA [LAWS(SC)-2020-5-16] [REFERRED TO]
DARSHAN SINGH VS. SUKHDEV KAUR @ SHIV DEV KAUR [LAWS(P&H)-2014-5-888] [REFERRED TO]
S. PALANI AND ORS. VS. S. BHARATHI DASAN AND ORS. [LAWS(MAD)-2016-1-55] [REFERRED TO]
UMADEVI VS. C.D.ETHIRAJAN [LAWS(MAD)-2019-9-669] [REFERRED TO]
TIRUNELVELI DIOCESE TRUST ASSOCIATION VS. R.JAYAKUMAR THOMAS JAYARAJ @ R JEYAKUMAR JAYARAJ [LAWS(MAD)-2020-2-270] [REFERRED TO]
SITARAM DUBEY VS. MANAKLAL [LAWS(MPH)-2013-5-11] [REFERRED TO]
BHARPUR SINGH VS. SUKHJINDER SINGH [LAWS(P&H)-2017-5-74] [REFERRED TO]
JITENDRA NATH GUPTA VS. RAM NARAIN GUPTA [LAWS(ALL)-2008-5-3] [REFERRED TO]
ROOP RAM VS. TARA DEVI [LAWS(HPH)-2019-8-125] [REFERRED TO]
SANJAY KUMAR VS. MICHAEL TIGGA [LAWS(JHAR)-2012-12-26] [REFERRED TO]
MOYNA BHATTACHARJEE VS. ASHIM KUMAR BHATTACHARJEE [LAWS(CAL)-2022-9-60] [REFERRED TO]
SANJAY KALRA VS. STATE [LAWS(DLH)-2023-3-103] [REFERRED TO]
JIWAN DASS VS. BHOLA NATH [LAWS(DLH)-2011-1-261] [REFERRED TO]
SMT. SHANTIDEVI W/O LAXMINARAYAN AGRAWAL VS. SETH KASTURMAL DALSUKH DHARMASHALA [LAWS(BOM)-2018-12-180] [REFERRED TO]
KULWINDER SINGH BHATTI VS. NASEEB KAUR [LAWS(P&H)-2020-5-44] [REFERRED TO]
V.BASKARAN VS. MANJULA [LAWS(MAD)-2013-3-177] [REFERRED TO]
UNION OF INDIA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2013-4-70] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)One Smt. B. Akkayamma, although not a highly educated lady, was carrying on the profession of money lending. She acquired considerable property. The immovable properties held and possessed by her were situate in the District of Chittoor in the State of Andhra Pradesh and at Arkonam in the State of Tamil Nadu. She was unmarried. She had, however, been living with one Shri C.D. Jai Singh. Respondent Nos.1 to 3 are children of the said Jai Singh through his legally wedded wife Smt. Shyam Bai. She was original plaintiff No.4 in the suit. She, during the pendency of the suit, however, expired.
(3.)Jai Singh shifted to Arkonam from Tirupati. Akkayamma followed him. They started living together. She had, however, been visiting Chittoor and Tirupati occasionally. Plaintiffs-Respondents originally developed a disliking for Akkayamma. A suit was also filed against her, but it appears from the records that they had later reconciled and she was accepted as a member of the family. A purported Will was executed by Akkayamma on 23rd March, 1968 bequeathing her properties situate in the District of Chittoor in favour of respondent No.1 herein only. The said Will was an unregistered one. It may be, however, noticed that Jai Singh expired on 17th July, 1968. During his illness, although Akkayamma was possessed of sufficient properties both movable and immovable, but she did not spend any amount towards his treatment. Admittedly, she was of miserly nature. Surprisingly, however, she executed two deeds on 26. 9.1968 transferring her properties situate at Arkonam in favour of respondents. She expired on 29th September, 1968. Although in the Will Respondent No.1 alone was the beneficiary thereof, not only Respondent Nos. 2 and 3, but, as noticed herein before, their mother also filed an application for grant of probate in the Court of District Judge, Chittoor. Respondent No.4 herein, who is said to be the tenant in one of the premises in question, was impleaded as a party therein. Appellant herein was not initially impleaded as a party, although, he was the heir and legal representative of Akkayamma. He was impleaded at a later stage. The application for grant of probate was also amended by making an alternative prayer for grant of Letters of Administration. A caveat in the meantime had also been lodged by Appellant.


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