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Mangibai Gulabchand Vs. Suganchand Bhikamchand - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtMumbai
Decided On
Judge
Reported in(1948)50BOMLR660
AppellantMangibai Gulabchand
RespondentSuganchand Bhikamchand
DispositionAppeal dismissed
Excerpt:
hindu law - custom-jains-widow's power to adopt-whether can adopt without consent- burden of proof.;among the marwari jains of the visa-oswal community in the bombay presidency there is a custom by which a childless widow can adopt a son to her husband without either the consent of her deceased husband or of his nearest male relations, and the onus lies on those who assert a family or local custom to the contrary.;premraj v. chand kanwar (1947) 50 bom. l.r. 4 p.c., followed. - - 6. on the evidence as it stands the appellants have entirely failed to discharge the onus......permission of her husband or of the eldest male member of the family before she could make a valid adoption. the high court on the other hand attached little importance to this piece of evidence, and held that the onus had been discharged by evidence of the customary law in the state of jodhpur from which the parties had originally come. this evidence consisted of a certified copy produced by respondent no. 1 of a letter from the chief minister of the jodhpur government to the judicial minister, communicating the decision of the maharaja on three appeals to him from the chief court that an adoption by a jain widow without consent was valid.4. since the high court gave judgment there has been a decision of this board (premraj v. chand kanwar (1947) 50 bom. l.r. 4 that in all parts of.....
Judgment:

Normand, J.

1. This is an appeal from a judgment of the High Court at Bombay reversing a judgment of the First Class Subordinate Judge, Thana. The suit is for a declaration that the plaintiff (now respondent No. ]) is entitled as an adopted son to a half share and partition of certain joint family property in the Thana district, Bombay. The only question now in issue is whether the adoption of respondent No. 1 by respondent No. 2, the widow of one Bhikamchand, a member of the joint family, is valid. The Subordinate Judge held it invalid because it was made without the consent either of the adopter's deceased husband or of the nearest male member of his family, his brother Gulabchand, whose heirs are the present appellants. The High Court held that the adoption was valid notwithstanding the absence of these consents.

2. The joint family are Marwari Jains of the Visa-Oswal community. The family migrated some generations ago from Jodhpur State to the Thana district. The two brothers, Gulabhchand and Bhikamchand, lived together till Bhikamchand died in April, 1926. In 1927 his widow Jadavbai wanted to adopt a son (not respondent No. 1) but Gulabchand objected and she then abandoned the idea. On April 80, 1936, however, she sent a formal notice announcing her intention to make an adoption to Gulabchand, who replied that she had no right to make an adoption and that he was strongly opposed to it. Nevertheless she adopted respondent No. 1 on May 8, 1936; a deed of adoption was executed on the same day and registered on June 2, 1936. The appellants refused to admit the validity of the adoption and to give respondent No. 1 a share of the family property. Accordingly on September 3, 1936, respondent No. 1, through his natural father as guardian and next friend, instituted the suit.

3. Both the Subordinate Judge and the High Court have laid on respondent No. 1 the onus of proving that a childless Jain widow in Bombay is by custom entitled to adopt a son to her deceased husband, without either the consent of her deceased husband or of his nearest male relations. The Subordinate Judge held that this onus had not been discharged, and he regarded as important an answer given in cross-examination by respondent No. 1's natural father that a widow in a joint family in the community to which the parties belong must have the permission of her husband or of the eldest male member of the family before she could make a valid adoption. The High Court on the other hand attached little importance to this piece of evidence, and held that the onus had been discharged by evidence of the customary law in the State of Jodhpur from which the parties had originally come. This evidence consisted of a certified copy produced by respondent No. 1 of a letter from the Chief Minister of the Jodhpur Government to the Judicial Minister, communicating the decision of the Maharaja on three appeals to him from the Chief Court that an adoption by a Jain widow without consent was valid.

4. Since the High Court gave judgment there has been a decision of this Board (Premraj v. Chand Kanwar (1947) 50 Bom. L.R. 4 that in all parts of India except Madras and the Punjab, there is a presumption that the custom prevails among all Jains by which a widow may adopt without consent, and that the onus lies on those who assert a family or local custom to the contrary.

5. Counsel for the appellants submitted that it would now be proper that they should have an opportunity of adducing further evidence to discharge the onus thus laid upon them. The argument was that the appellants might not have offered all the evidence available to them because they were entitled to assume that the onus lay on respondent No. I and to regard the evidence of his natural father, referred to above, as fatal to this case. Their Lordships are unable to assent to the appellants' submission. The appellants were in no way misled into withholding evidence ; they were not entitled to assume, when they were leading their evidence, that the onus would ultimately be found to rest on their opponent, and it was for them to adduce all the evidence that they deemed helpful for their case. They therefore cannot be allowed the indulgence of a second opportunity.

6. On the evidence as it stands the appellants have entirely failed to discharge the onus. The single answer of respondent No. l's father is not an admission binding respondent No.l, and it is no more than an opinion of a witness not specially qualified to give one.

7. It is therefore unnecessary for the decision of the appeal to consider whether the certified copy of the letter by the Chief Minister of the Government of Jodhpur was admissible. It seems, however, that both parties without going to the trouble and expense of legal proof put forward documents bearing on the law of Jodhpur, and that these documents were received and referred to in the Court of the Subordinate Judge without objection. In these circumstances the High Court were entitled to have regard to them.

8. Their Lordships will humbly advise His Majesty that the appeal should be dismissed and that the judgment of the High Court should be affirmed. The appellants must pay the costs of the appeal.


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