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Sri Madana Mohana Ananga Bheema Deo Kesari Gajapathi Vs. Sri Purushothama Ananga Bheema Deo - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtMumbai
Decided On
Judge
Reported in(1918)20BOMLR1041
AppellantSri Madana Mohana Ananga Bheema Deo Kesari Gajapathi
RespondentSri Purushothama Ananga Bheema Deo
DispositionAppeal dismissed
Excerpt:
.....to make successive adoptions-limitation of power.;hindu law recognises the validity of an authority given to a widow by her deceased husband to make a second, or even a third or fourth, adoption on failure of the previous adoption to attain the object for which the power in given, viz,, the perpetuation of the deceased's line to discharge the obligations that rest on a pious hindu. such a power to make successive adoptions comes to an end when any such adopted son dies after attaining full legal capacity to continue the line, either by birth of a natural born son or by the adoption to him of a son by his own widow, and it does not subsequently revive on his death, whether or not he leaves a son of his own or a widow capable of adopting to him.;ramkrishna v. shamrao, (1902)..........the widow gave birth to a daughter, and, acting on the authority, adopted to her husband a boy, brojo kishor deo, in 1870. the adopted son instituted a suit to recover the zemindari from raghunadha deo, and this suit was decided in his favour by this board in 1876. having recovered possession of the zemindari, brojo kishor deo held it until his death in 1906. he left a widow, ratna-mala, but no son. possession of the zemindari was then taken by vaishnava deo, who died later in the same year, and was succeeded in the possession by the deceased respondent, puru-shothama deo.5. in 1907, the widow of adikonda deo purported to make a second adoption to her husband, under the terms of the authority already set out, by adopting the present appellant. the latter, as plaintiff, subsequently.....
Judgment:

Viscount Haldane, J.

1. This is an appeal from a decree of the High Court of Judicature at Madras which affirmed a decree of the District Judge of Ganjam. The main question to be decided relates to the validity of the appellant's adoption.

2. The suit is concerned with an impartible zemindari in the district of Ganjam called Chinnakimidi or Pratapgiri. In 1868) the holder of the zemindari was Raja Adikonda Deo, who was a member of a joint Hindu family subject to the Mitakshara law. The following pedigree shows the relationship of the parties to the suit to each other :-

Chandeamani Deo|--------------------------------------| | |Adikonda Deo Raghunadha Deo Lokhana or(died 23rd, (died). Lakshmana DeoNovember, 1868) |(married Kuudana | (Dead)Devi (alive) | || | |----------------- | || | | |Brojo Plaintiff | |Kishor Doo, Appellant-, Vaishnava Brajarajafirst whose Deo Deoadopted adoption 18th (whoseson is (died Septem- legitimacy(died 3rd in question. ber, is questioned,)September, 1906),1906)married(alive). |---------------| |Purushothama., Kunja Bihari.Defendant Defendant-Respondent.(No. 1 (since deceased)Respondent).

3. Before his death in 1868 Adikonda Deo, the then Raja, gave to his widow, who was at that time enceinte, a written authority to adopt in the following terms :-

As, I know that my end, consequent upon the expiration of the terms fixed by fate, is approaching, I do hereby declare that in ease you, who are at present pregnant, be delivered of a male issue, the said child alone shall inherit my talook as well as all my property, both movable and immovable. Becoming the owner of movable and immovable properties, till he arrives at the proper age you will look after him ; or if a daughter be the result of your present pregnancy, you, adopting a son, who may be in your opinion worthy of tha throne, and making him owner of the talook, etc., shall, pending the attainment of the said boy's majority, take care of him. This agreement is executed with my free will.

4. On the death of Adikonda, his brother,Raghunadha Deo, took possession of the zemindari. The widow gave birth to a daughter, and, acting on the authority, adopted to her husband a boy, Brojo Kishor Deo, in 1870. The adopted son instituted a suit to recover the zemindari from Raghunadha Deo, and this suit was decided in his favour by this Board in 1876. Having recovered possession of the zemindari, Brojo Kishor Deo held it until his death in 1906. He left a widow, Ratna-mala, but no son. Possession of the zemindari was then taken by Vaishnava Deo, who died later in the same year, and was succeeded in the possession by the deceased respondent, Puru-shothama Deo.

5. In 1907, the widow of Adikonda Deo purported to make a second adoption to her husband, under the terms of the authority already set out, by adopting the present appellant. The latter, as plaintiff, subsequently instituted the present suit to recover the zemindari.

6. Several issues were framed, but that on which the result of the appeal must in any view turn is whether the adoption was legal. For if this question be answered in the negative other issues which were raised before the Courts below do not arise, and the root is cut from the appellant's case.

7. It is not in dispute that the zemindari was impartible and descended by the rule of primogeniture to a single heir. When Brojo Kishor was adopted, he succeeded as though he had been the actual son of Adikonda, and, as this Board decided in 1876 with reference to this very succession in a case (Sri Raghunadha v. Sri Brozo Kishoro he became entitled to oust Raghunadha, whose right to enter was only temporary, operating merely to prevent the ownership from being in abeyance ponding any such succession to his elder brother as the adoption brought about. But when Brojo Kishor succeeded he became himself the full owner, from whom heirship must be traced instead of as earlier from Adikonda. The widow of the latter was therefore in a different position when she endeavoured to effect the second adoption from that which she occupied on the former occasion. She could, on that occasion, by exercising the power conferred on her, establish a direct succession to the estate of her husband Adikonda, which related back to his death. On the second occasion the ownership which had become vested in Brojo Kishor had intervened, and it was only to his estate that she could possibly establish a succession. The learned Judges in the Courts below have all agreed in holding that any authority she could originally be taken to have received to make a second adoption had become inoperative by reason of the changed circumstances, and their Lordships are of opinion that the conclusion so come to was right.

8. The Hindu law no doubt recognises the validity of an authority given to a Hindu widow by her deceased husband to make a second, or even a third or fourth, adoption on failure of the previous adoption to attain the object for which the power is given, viz., the perpetuation of the deceased's line to discharge the obligations that rest on a pious Hindu. When the authority to make successive adoptions is alleged, two questions arise: (1) whether it was in fact given; and (2), if so given, did it still exist in the widow when the subsequent adoption is made.

9. In the present case their Lordships do not consider it necessary to decide whether the document before them can be construed as by its terms enabling a second adoption to be made. For the vital question here is whether after the adoption of Brojo Kishor Deo the power still survived in the widow of Adikonda Deo.

10. When and under what circumstances the authority ceases to be exercisable has been considered in a number of cases both by this Board and the Courts in India. The High Court at Bombay took the view that the power must be looked on as extinguished under analogous circumstances in the case of Ramkrishna v. Shamrao I.L.R.(1902) Bom. 526 : 4 Bom. L.R. 315. where Chandavarkar, J., delivering the judgment of the Full Bench, examines the authorities closely. He interprets earlier decisions of the Judicial Committee as having cstablished conclusively that, quite apart from any question of construction, there is a limit imposed by law to the period within which a widow can exercise a power of adoption conferred on her, and that when that limit is reached the power is at an end. That limit may arise from circumstances such as those already referred to, The authorities on which he founds are the judgment of this Board as delivered by Lord Kingsdown in Mussumat Bhoobun Moyee Dehia v. Ram Kishore Achary Chowdhry (1865) 10 M.I.A. 279 and the subsequent judgments in Pudma Coomari Debi v. Court of Wards and Thayammal v. Venkatarama, Aiyan (1897) L.R. 14 IndAp 67.

11. Their Lordships are in agreement with the principle laid down in the judgment of the Full Court of Bombay as deliver-ed by the learned Judge, and they are of opinion that on the facts of the present case, the principle must be taken as applying so as to have brought the authority to adopt conferred on Adikonda's widow to an end when Brojo Kishor, the son she originally adopted, died after attaining full legal capacity to continue the line either by the birth of a natural-born son or by the adoption to him of a son by his own widow. That widow was not a party to the suit, and, whether or not she had power to adopt to Brojo Kishor, it has not been established against her that she had no such power. Their Lordships think it right to draw attention to this circumstance, but they do not desire to be understood as saying that oven in its absence the succession of Brojo Kishor and his dying after attaining full legal capacity to continue the line would not in themselves have been sufficient to bring the limiting principle into operation, and so to have so determined the authority of Adikonda's widow, who was not the widow of the last owner, and could not adopt a son to him. This conclusion is in their opinion in no way in conflict with the previous decision of this Board as to the succession to this zemindari. There the title of Adikonda's widow to displace Raghuuadha's succession was recognised. But Raghunadha's succession was of a character only provisional, and subject to defeasance by the emergence of a male heir to Adikonda.

12. Their Lordships will humbly advise His Majesty that this appeal should be dismissed with costs.


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