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Bisheshar Prasad Vs. Ram Narain - Court Judgment

LegalCrystal Citation
SubjectFamily;Civil
CourtAllahabad High Court
Decided On
Judge
Reported in(1888)ILR10All411
AppellantBisheshar Prasad
RespondentRam Narain
Excerpt:
civil procedure code, section 13, explanation v. - joint hindu family--suit against two members--second suit against third member--res-judicata. - 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..........defendants in the former action and the defendant in this action were and are members of a joint hindu family; one of the defendants in the former action being the father, the other being the son. the lower appellate court considered that- this case came within explanation v. of section 13 of the code of civil procedure, and held that the present defendant was concluded by the findings of the arbitrator, although personally he had not been a party to the former action or award. the lower appellate court also found that the present defendant was aware of the proceedings which were being taken in the former action. i think that we should be careful in applying explanation v. of section 13 of the code of civil procedure, and that the explanation should not be applied to any case which.....
Judgment:

John Edge, Kt., C.J.

1. The plaintiff in this suit had in a previous suit sued a father and son, alleging that they had wrongfully opened a door in a certain wall which stood on his land. That was really an act of trespass. The defendants, amongst other defences, alleged that the wall in question was their property and stood on their land. The matter was referred to an arbitrator. The plaintiff got an award in his favour and on that award a decree was passed on the 26th September 1885. The defendant in this action opposed the execution of the decree upon that award and on the ground that he was no party to the action. It appears that the defendants in the former action and the defendant in this action were and are members of a joint Hindu family; one of the defendants in the former action being the father, the other being the son. The Lower Appellate Court considered that- this case came within Explanation V. of Section 13 of the Code of Civil Procedure, and held that the present defendant was concluded by the findings of the arbitrator, although personally he had not been a party to the former action or award. The Lower Appellate Court also found that the present defendant was aware of the proceedings which were being taken in the former action. I think that we should be careful in applying Explanation V. of Section 13 of the Code of Civil Procedure, and that the Explanation should not be applied to any case which does not come within the very wording of that Explanation. The defendants in the former action did not claim any right in common for themselves or others within the meaning of Explanation V. What they said was, you cannot maintain your action because the wall is ours. They said nothing about other persons being equally interested in the wall, nor does it appear that they were sued or defended the action as representatives of the family. Mr. Juala Prasad for the respondent frankly admitted that Explanation V. did not apply to this case. We think it does not. He, however, contended that Section 13 of the Code of Civil Procedure did apply. The parties here were not the same parties as those in the former action, nor can the defendant here be said to claim under either of the defendants in the former action. The Hindu son in a joint family, as I understand the law, becomes entitled by reason of his birth and in his own right, a right which he can enforce against his father. He does not claim under his father within the meaning of Section 13 of the Code of Civil Procedure. A person is said to claim under another when he derives his title through that other by assignment or otherwise. We have been pressed with the case of Narayan Gop Habbu v. Pandurang Ganu I. L. R., 5 Bom., 685. In that case the learned Judges found that the other members of the Hindu family whom they held to be bound by the previous proceedings had been actually assenting members of the Hindu family, who had assisted in the previous proceeding the manager of the Hindu family. They evidently treated that manager as a person who had conducted the previous litigation as the representative and on behalf of the whole family. Here the only thing that appears is that the present defendant knew that the previous action and arbitration was going on. We have also been pressed with cases in which it has been held that a decree obtained against a Hindu father for a debt, is binding against the other members of a Hindu family. Those cases are not analogous to the present. They depend, I think, more on the obligation of a Hindu son to pay his father's debts not improperly incurred, and upon the presumption in some of those cases that the action was brought against the father as the representative of the family and the family property. On the face of this case I see no such presumption. In fact, if the father was sued as representative of the Hindu family, it is not easy to see why one of his sons, hamely Ram Prasad, was made a defendant with him. In my opinion Section 13 of the Code of Civil Procedure does not apply to this case, and in coming to this conclusion, I am supported by the judgment of my brother Straight in Ramanand v. Koleshar, Weekly Notes, 1887, p. 217. The Lower Appellate Court has not gone into the merits of the case. The case will be remanded for trial under Section 562. This appeal is decreed, and the decree of the Lower Appellate Court set aside; the costs will abide the event.

Mahmood, J.

2. I concur.


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