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Madappa Ganapa Hegde Vs. Jaki Ghosal Gabri Ghosal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case NumberFirst Appeal No. 172 of 1914
Judge
Reported inAIR1915Bom226; (1915)17BOMLR689; 30Ind.Cas.893
AppellantMadappa Ganapa Hegde
RespondentJaki Ghosal Gabri Ghosal
Excerpt:
civil procedure code (act v of 1908), order xxi, rule 19-decree-execution-cross-claims under the same decree-mesne profits due-costs allowed-costs, though recovery thereof barred by limitation, can be set off.;under a decree for partition, the applicants were entitled to recover rs. 443-8-0 as mesne profits from the opponents. the latter were entitled to recover rs. 855 as costs under the same decree from the former, though recovery thereof was barred by the law of limitation. the lower court allowed the amount of costs to be set off against the amount of mesne profits and dismissed the applicant's darkhast as fully satisfied. the applicants having appealed :-;that though the opponents would be barred by limitation from recovering the larger sum awarded to them under the decree, that..........decree. but it is answered the appellant has that right, because the respondents' claim to their costs is barred by limitation. it is admitted that if the respondents' claim to their costs is to be considered as a separate claim apart from the other provisions of the decree, then it is barred under article 182 of the indian limitation act. but it is not the fact that the respondents here are seeking to execute the decree in respect of their claim for costs. they are merely using those provisions of the decree to resist the application made by the other side, and i am of opinion that they are entitled to rely upon the decree for that purpose. for, as i read the rule, it contemplates that the decree should be regarded as a single indivisible order of the court enforceable only for the.....
Judgment:

Batchelor, J.

1. This is an appeal in execution and the appellant was the original applicant for execution. He is the purchaser of the interest of the plaintiff and the and defendant in Suit No. 74 of 1902 which was a partition suit. On the 31st March 1905, a decree was made in the suit, and the present application is for mesne profits owing under that decree from the 19th December 1900.

2. The lower Court has found that the mesne profits due amount to Rs. 346-2-8, but admittedly that calculation is incorrect, and the exact sum due for mesne profits would be Rs. 445-8-0. On the other hand, under the same decree the respondents were entitled to costs which, as has now been ascertained, amount to Rs. 855.

3. The case, therefore, appears to be one for the application of the rule enacted in Order XXI, Rule 19. For, this application is made for the execution of the decree under which two parties are entitled to recover sums of money from each other. The sums being unequal, Clause (b) of the rule provides that 'execution may be taken out only by the party entitled to the larger sum, and for so much only as remains after deducting the smaller sum.' It would follow from this provision that the appellant, who under the decree is entitled only to the smaller sum, has no right to apply for execution of the decree. But it is answered the appellant has that right, because the respondents' claim to their costs is barred by limitation. It is admitted that if the respondents' claim to their costs is to be considered as a separate claim apart from the other provisions of the decree, then it is barred under Article 182 of the Indian Limitation Act. But it is not the fact that the respondents here are seeking to execute the decree in respect of their claim for costs. They are merely using those provisions of the decree to resist the application made by the other side, and I am of opinion that they are entitled to rely upon the decree for that purpose. For, as I read the rule, it contemplates that the decree should be regarded as a single indivisible order of the Court enforceable only for the balance, that is the difference between the two sums awarded, and that balance becomes awardable by the Court without the intervention of the parties as soon as the amount of the balance is determined. Though the respondents would be barred by limitation from recovering the larger sum awarded to them under the decree, that circumstance cannot, I think, avail to enable the appellant to take out execution in a manner expressly forbidden by the Rule. On this ground, I think, that the appellant's attempt to execute his decree for the smaller sum, without reference to the larger sum which the decree awards to his adversary, must fail.

4. This is the only point involved in the appeal, though it was suggested by the appellant that there should be a direction to the Court to take further evidence as to the profits of the higher level Badiaverg land. In my opinion, however, no case has been made out which would justify us in allowing the appellant, who was the original applicant, to reinforce the evidence which he elected to give before the lower Court.

5. The appeal should, therefore, in my judgment, be dismissed with costs.

Hayward, J.

6. I concur. The appellants were entitled to mesne profits which were found upon calculation to be the smaller sum recoverable by either of the parties. That sum must, therefore, be taken to have been entered as satisfied under the provision 'satisfaction for the smaller sum shall be entered on the decree' contained in Order XXI, Rule 19(b). The respondents were entitled, on the other hand, to the larger sum, consisting of their costs, but were only entitled to recover 'so much only as remains after deducting the smaller sum' as prescribed in the said Order. The respondents therefore, were the only parties entitled to take out execution at all and that execution could only be for the balance 'after deducting the smaller sum.' It cannot, therefore, be said that recovery of the part of their costs set off against that smaller sum was time-barred, because no application could have been made in respect of that part at all. But it can be said that recovery of the balance would be time-barred under the ordinary rule of limitation applicable to the execution of decrees. In fact it has been admitted that recovery of the balance would be time-barred under Article 182 of the Schedule to the Indian Limitation Act.


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