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Chhab Nath Vs. Kamta Prasad and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All333
AppellantChhab Nath
RespondentKamta Prasad and anr.
Excerpt:
bond - interest--covenant for rate of interest after due date of bond. - cantonments act[c.a. no. 41/2006]. section 346 & cantonment fund (servants rules, 1937, rules 13, 14 & 15: [h.l. gokhale, ag. cj, p.v. hardas, naresh h. patil, r.m. borde & r.m. savant, jj] jurisdiction of school tribunal constituted under maharashtra employees of private schools (conditions of service) regulations act, (3 of 1978) held, school run by the cantonment board is a primary school and it is not a school recognised by any such board comparable to the divisional board or the state board. the school tribunal constituted under section 8 of the maharashtra act cannot entertain appeals filed under section 9 by the employees working in schools which are established and administered by the cantonment board...........or otherwise of the rate, because the amount was agreed upon by the parties. it is also well within what would have been due to the plaintiff, if he had taken the account strictly on the terms specified in the bond. the appeal must be decreed, and the decree will be for the amount claimed in the plaint with costs.mahmood, j.2. i am of the same opinion.
Judgment:

W. Comer Petheram, C.J.

1. I think that this appeal must be allowed. As I understand the matter, the principal and interest are claimed at Rs. 15,000 by calculating compound interest for a period of three years, and simple interest at Rs. 13-8 per cent, from the end of that period to the date of the institution of the suit. The tetms of the bond are rather more wide than 1 at first supposed, and they appear to me to amount to a covenant to pay interest at the stipulated rate after the period of three years, so long as the principal remained due. The terms of the bond seem to bring it within the case cited by Mr. Hill; and, if so, we are bound to follow the decision in that case But our own view is the same. If the bond contains an express covenant for the payment of interest at this rate, then the interest will not be affected by the considerations of the reasonableness or otherwise of the rate, because the amount was agreed upon by the parties. It is also well within what would have been due to the plaintiff, if he had taken the account strictly on the terms specified in the bond. The appeal must be decreed, and the decree will be for the amount claimed in the plaint with costs.

Mahmood, J.

2. I am of the same opinion.


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