Skip to content


imdad Ahmad, Dwarka Prasad, Jagdat Ram Pathak and Rahmu Chaudhri Vs. Raja Pratab NaraIn Singh - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case Number Appeal Nos. 14, 15, 16, 17, 18 and 19 of 1908
Judge
Reported in(1910)12BOMLR419
Appellantimdad Ahmad, Dwarka Prasad, Jagdat Ram Pathak and Rahmu Chaudhri
RespondentRaja Pratab NaraIn Singh
DispositionAppeal dismissed
Excerpt:
.....of basti, reverted to the raj on the death, in the year 1887, of the surviving widow of one babu chet singh, nephew of a former raja the plaintiff also claimed the properties by virtue of a deed of assignment (sapurdnama) executed on march in 1848, by babu chet singh in favour of the then ruling raja, and relied also upon a ' warasatnama' or will executed by the surviving widow of babu chet singh, on january 6,1858, in favour of the father of the plaintiff :;that the said two documents were genuine and decisive of the case, and the properties in suit pas bed quacunque via to the plaintiff, and that it was unnecessary to decide whether the alleged custom was proved. - section 31(4) (since repealed) :[tarun chatterjee & h.l.dattu, jj] jurisdiction of high court - respondent, a government..........in dispute reverted to the raj on the death, in the year 1887, of the surviving , widow of babu chet singh, who was nephew of a former raja -raja pirthipal singh. the plaintiff also claimed to be entitled to the properties by virtue of a deed of assignment (sapurdnama) executed 21st march, 1848, by babu chet singh, in favour of the then ruling raja indar dawan singh, and he relied also upon a ' warasatnama ' or will executed by delahin rup kunwari, the surviving widow of chet singh, on the 6th january, 1858, in favour of his father, the late raja mahesh sitla bakhsh singh.3. the trial judge held that the custom of the raj set up by the plaintiff was not proved. he also held that it was not proved that either the sapurdnama or the warasatnama was duly executed. the high court, without.....
Judgment:

Collins, J.

1. The question on this appeal is whether the plaintiff, who is the Raja of Basti, is entitled to recover possession of a number of villages or parts of villages situate in the district of Basti. Seven connected suits brought by the same plaintiff were tried at the same time, and were all dismissed by the Judge of first instance. On appeal to the High Court of Judicature for the North-Western Provinces these decisions were in all cases but two reversed and judgment entered for the plaintiff. The defendants having obtained the necessary certificate now appeal to this Board in the six cases decided against them. At the trial before the District Judge the oral evidence seems to have been taken on commission, and consequently the Judge of first instance had no advantage over the High Court in hearing and seeing the witnesses, and this Board must deal with the appeal under like conditions.

2. The case for the plaintiff was rested on two grounds first that the property in question was part of the Raja of which it was alleged was an impartible Raj, descending to the' eldest son according to the rules of strict primogeniture; and it was further alleged that on the death of the Raja and the succession of his son to the Raj, a portion of the property was given to the brothers of the ruling Raja, who are called Babus, as ' Hak Babuai' or maintenance, and on failure of male issue of such brothers the property so given reverts to the Raj after the death of the Babus and their widows, if any. Under this custom, the plaintiff alleges that the property in dispute reverted to the Raj on the death, in the year 1887, of the surviving , widow of Babu Chet Singh, who was nephew of a former Raja -Raja Pirthipal Singh. The plaintiff also claimed to be entitled to the properties by virtue of a deed of assignment (sapurdnama) executed 21st March, 1848, by Babu Chet Singh, in favour of the then ruling Raja Indar Dawan Singh, and he relied also upon a ' warasatnama ' or will executed by Delahin Rup Kunwari, the surviving widow of Chet Singh, on the 6th January, 1858, in favour of his father, the late Raja Mahesh Sitla Bakhsh Singh.

3. The trial Judge held that the custom of the Raj set up by the plaintiff was not proved. He also held that it was not proved that either the sapurdnama or the warasatnama was duly executed. The High Court, without formally differing from his finding as to the custom, considered it unnecessary to decide the point, since it was common ground that the sapurdnama, if a genuine document, was decisive of the case. The property in dispute had undoubtedly been acquired by Chet Singh in his lifetime. He was said and, as the High Court held, proved to have sold some of it to his wife, Rup Kunwari.

4. The warasatnama was therefore important not only as throwing confirmatory light on the sapurdnama, but as embracing the property said to have been thus disposed of by Chet Singh, so that the whole of the property in question, if both documents were genuine, passed quacunque viz to the plaintiff. The High Court, after a very minute and elaborate examination of both the documents themselves, which they seem to have scrutinised much more closely than did the Court below, as well as the evidence in support of them, arrived at a clear conclusion that they were genuine documents and decisive of the case. They therefore reversed the decision of the Court below in six cases.

5. Their Lordships agree with the conclusions and reasoning of the High Court, and will humbly advise His Majesty that these appeals be dismissed with costs. Appeals dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //