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Shiddappa Irappa Dubalgundi Vs. Revappa Somappa Sajjan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case NumberSecond Appeal No. 863 of 1927
Judge
Reported inAIR1930Bom141; (1929)31BOMLR1254
AppellantShiddappa Irappa Dubalgundi
RespondentRevappa Somappa Sajjan
DispositionAppeal allowed
Excerpt:
.....of decree-irregularity in procedure not a ground of interference by executing court-appeal by minor-death of next friend-decision of appeal in absence of new next friend-appointment of new next friend after decree-respondent taking no steps for re-hearing of appeal-contention of invalidity of decree cannot be taken in execution proceedings.;an appeal was preferred by a minor represented by an executor appointed by the will of the minor's father. the executor died, and the appeal was heard and decided. the judgment-debtor took no steps for re-hearing of the appeal after the appointment of a new next friend. after the decision of the appeal, on the appellant's application, another executor was appointed next friend of the minor appellant. in proceedings to execute the..........judgment-debtor passed a khata to the talikot shop, which bore the name of the minor. irappa died leaving a will and appointing three executors among whom one was raghavji nathuram and another rao saheb shivlinga jagdev deshmukh. after his death suit no. 173 of 1922 was instituted against the respondent in the subordinate court at bijapur and ended in a decree against the respondent. being dissatisfied with the amount the plaintiff appealed. during the pendency of the appeal raghavji nathuram died. the appeal was allowed and the decretal amount increased.3. the only question of fact on which the present appeal turns is, whether the plaintiff in suit 178 of 1922 and the appellant in the appeal no. 4 of 1924 was the minor shiddappa or whether it was raghavji nathuram as.....
Judgment:

Madgabkar, J.

1. The question in this appeal is, whether the decree in appeal No. 4 of 1924 of the District Court of Bijapur was a nullity as the judgment-debtor the defendant-respondent contended. The trial Court held that it was not a nullity and dismissed the respondent's objection. In appeal by the defendant judgment-debtor the District Court allowed the appeal and dismissed the darkhast with costs, The plaintiff decree-holder appeals.

2. One Irappa Dubalgundi who had a son, the minor Shiddappa, owned two shops, one at Bijapur which went by his own name, and the other at Talikot which went by the name of the minor. The respondent-defendant judgment-debtor passed a khata to the Talikot shop, which bore the name of the minor. Irappa died leaving a will and appointing three executors among whom one was Raghavji Nathuram and another Rao Saheb Shivlinga Jagdev Deshmukh. After his death suit No. 173 of 1922 was instituted against the respondent in the Subordinate Court at Bijapur and ended in a decree against the respondent. Being dissatisfied with the amount the plaintiff appealed. During the pendency of the appeal Raghavji Nathuram died. The appeal was allowed and the decretal amount increased.

3. The only question of fact on which the present appeal turns is, whether the plaintiff in suit 178 of 1922 and the appellant in the appeal No. 4 of 1924 was the minor Shiddappa or whether it was Raghavji Nathuram as the executor of Irappa's will. The precise title on the plaint and on the appeal was 'Shiddappa Irappa Dubalgundi's shop, owner Shiddappa Irappa, minor by his executor Raghavji Nathuram.' On this question each party relies on certain documents in-suit and in appeal. It ia also conceded that after the appellate decree on June 29, 1925, an application was made by the appellant's pleader on July 13, 1925, bringing the fact of Raghavji's death to the notice of the District Court and asking that in place of Raghavji Nathuram Rao Saheb Shivlingrao Jagdevrao Deshmukh, another executor, should be appointed as the next friend and the appeal should be taken back on the file and re-heard. To that application an objection was taken orally for the respondent and the District Court on November 24, 1925, thought it unnecessary to grant the application, its reason being as follows:- 'As the minor appellant's interests are not prejudiced by the decree as it stands, I see no reason to reopen the appeal only for the irregularity mentioned and I reject the application with costs.' The only other relevant fact not very material is that in the original plaint instead of the words 'owner Shiddappa Irappa' the words were 'owner Irappa.' The defendant took an objection, Exhibit 16. The plaintiff filed a counter-written statement, Exhibit 20, and an application, Exhibit 12, to make the correction to its present form 'Shidappa Irappa.'

4. Four contentions are taken for the appellant. Firstly, the decree and the order of the District Judge of November 24, 1925 quoted above, speak of the minor appellant. Secondly, the present respondent himself opposed the application to substitute Rao Saheb Deehmukh in place of the deceased Raghavji and on both these grounds it is not open to the respondent to raise his present plea that the decree is a nullity. Thirdly, the executing Court cannot go behind the decree and question the jurisdiction. Fourthly, the plaintiff and the appellant was not the executor Baghavji but the minor Shidappa, executor being a misnomer for next friend and executor under the will. It is argued for the respondent, firstly, that the words 'owner Shiddappa Irappa minor' in the plaint and in the appeal are surplusage and Raghavji was the real plaintiff and the appellant. Secondly, in view of Baghavji's death during the hearing and before the decision in appeal the appellate decree is a nullity. Thirdly, there is no estoppel on which the respondent is debarred from raising this contention.

5. Numerous authorities have been quoted at the bar and references similarly have been made to a number of documents on the question as to who the real plaintiff was. That question, however, cannot be solved by stray phrases in any particular document or by a number of them taken and weighed together. The plaintiff is the party who institutes the suit, the appellant the party who institutes the appeal, in whose favour or against whom the decree original or appellate was made. It is not a question what party thinks himself or the other party the plaintiff, but which party the Court treats as the plaintiff and the appellant

6. The will itself has not been produced. Presumably Irappa and his minor son were joint. The minor son was admittedly the owner of the Talikot shop after his father's death. The detailed provisions of the will are not available on the record, but it may be assumed for the purpose of the present appeal, that the deceased, in view of the minority of bis son, appointed the executors to look after both the shops and that the debt in suit was alleged to be due to the Talikot shop which bore the name of the minor.

7. The question is whether, according to the appellant, the words 'his executor' are a mistake for 'next friend' or whether, the words 'Owner Irappa minor etc.' are surplusage. It is, in my opinion, a very strong point for the appellant that in the application Exhibit 10P dated July 15, 1925, the pleader expressly referred to the minor appellant without challenge by the opposite party, and the District Court referred again to the minor appellant. There can be no question, therefore, that the District. Court treated the minor as the appellant and not Baghavji. That fact is, in my opinion, decisive. That apart, taking the entire wording of the description of the plaintiff and the appellant in their plain sense, it is impossible to hold that the words 'Owner Shiddappa Irappa minor' were surplusage. The man in charge of the litigation appears to have been a Gumasta called Parappa Bassappa Avaradi. The plaint itself, in all probability, was drafted by the pleader's clerk. Either the necessity for the words 'next friend' escaped the attention of the pleader in the first instance, or possibly he thought that, as will had appointed the executors, the description sufficed. The wording, therefore, was in no way inconsistent and was rightly treated to apply to the appellant plaintiff minor and not Raghavji.

8. In this view I may deal shortly with the other contentions. As regards the power of the executing Court to go into the question of jurisdiction, apart from the alteration in Order XXI, Rule 7, from the old Section 225, Civil Procedure Code, the general view appears to be that the only contention which it is open to a judgment-debtor to raise in execution is that the decree was a nullity : Vishvanath v. Lallu Kabla (1909) 11 Bom L.R. 1070. Otherwise the executing Court has no power to question the jurisdiction of the Court which passed the decree under execution: Hari Govind v. Narsingrao Konherrao (1913) I.L.R. 38 Bom. 194, s. c. L.R. 30 and Shivaji v. Viihal : (1926)28BOMLR1367 . The limitations on the power of a decreeing Court in this respect as to jurisdiction, whether pecuniary, territorial, or in respect of the judgment-debtor's person, have been stated by a Full Bench of the Calcutta High Court in Gora Chand Haldar v. Prafulla Kumar Roy (1925) I.L.R. 53 Cal. 166 F.B. a view consistent with the decision of Mookerjee J. in Kalipada, Sarkar v. Hari Mohan Dalal (1916) I.L.R. 44 Cal. 627.

9. There is no express bar to the respondent's raising the question of the nullity of the decree, as distinguished from the question as to who was the plaintiff or the appellant on which the decision of the trial or the appellate Court, as I have stated above, was final, It is not necessary to go, therefore, into the various documents or stray phrases whether in favour of the contention of the one party or the other. For instance, the words in the counter written statement which the respondent seeks to contend as an admission are 'As one of the said executors has brought this suit the same is properly brought,' This phrase lends itself equally to one contention as to the other. As I have stated above, an examination of the documents and the 'Stray phrases is unnecessary and, in my opinion, irrelevant, the Court alone being competent to decide whom it has to treat as the, plaintiff or the appellant.

10. The last question remains whether, the minor being the plaintiff, the appellate decree is still a nullity. It has been contended for the respondent that although the lower appellate Court has 1829 not proceeded to this extent, it had been admitted apparently in the argument that if the minor was the appellant, the decree could not be ft nullity Under order XXXII, Rule 10, Civil Procedure Code, 'On the death of the next friend of a minor, further proceedings shall be stayed until the appointment of a - next friend in his place.' The appeal did not, therefore, in the present case abate. The proper procedure thus brought to the notice of the Court, would have been the procedure for which the appellant applied after the decree, namely, the appointment of Rao Saheb Deshrnukh and the rehearing of the appeal. To that procedure the respondent who would thereby secure a re-bearing of the appeal decided against him, objected. In the result the application was rejected. Nevertheless, it would have been better if the District Judge had granted the application for the minor and appointed another next friend and re-heard the appeal. The respondent's objection notwithstanding, it expressly declined to do so on the ground that there was no prejudice to the appellant. Under these circumstances I find it impossible to accept the view now put forward for the respondent, that nevertheless, the decree in the appeal for the rehearing of which the appellant had applied and to which the respondent objected and which the Court refused for want of prejudice as it supposed to the appellant, is a nullity. In my opinion, there is ample authority to hold that it was at the most an irregularity and further, if anything, one which the respondent himself waived. Such a waiver is possible, as for instance, where the defendants without objection allowed the minor to prosecute the suit he would not be allowed to raise the objection of minority in appeal: Kamalakshi v. Rama-sami Chetti I.L.R.(1895) Mad. 127. The mere fact that a guardian ad litem of the decree holder died and had not been replaced was an irregularity and would not necessarily invalidate the decree: Gobardhan Sahai v. Mahabir Singh I.L.R(1912) All 321. The case is widely different where a decree has been passed after the death of the respondent and before his legal representative is brought on the record; Subra mania Aiyar v. Vaithinatha Aiyar I.L.R(1913) . Mad 682. In such a case the decree may be a nullity. But in the case of a plaintiff who is a minor, it is not necessarily so: Goda Coopooramier v. Soondar-ammall I.L.R.(1909) Mad. 167 . There is no express decision of this Court on the point except that in Janardhan v. Ramchandra1I.L.R(1901) . 26 Bom. 317 it has been held that the decree was a nullity as the appellant had died during the hearing of the appeal to the District Court, and that Court and not the High Court was the proper forum for an application to excuse the delay in bringing the legal representative on the record In fact most of the cases deal with a decree passed after the death of the defendant which for obvious reasons the Courts have-held to be a nullity and the objection one that can be taken in execution: Jungli Lall v. Laddu Ram Mavwari (1919) 4 P.L.J. 240. Anwar-ul-Haq v. Nazar Abbas I.L.R.(1924) 6 Lah 313 and 8ripat Narain Rai v. Tirbeni Miara (I.L.R.1918) All 423

11. For these reasons I hold that it was the minor who was the plaintiff and the appellant and not Raghavji, the failure to appoint a next friend after the death of Raghavji and before the appellate decree was an irregularity, and that in any case it is not open to the respondent to avoid the decree in view of his own failure to have the appeal re-heard after the appointment of a next friend as the appellant had applied.

12. The appeal must, therefore, be allowed, the order of the lower appellate Court set aside, and that of the trial Court restored with costs throughout on the respondent.


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