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Jwala Prasad Vs. Mt. Padmawati - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1937All56
AppellantJwala Prasad
RespondentMt. Padmawati
Excerpt:
.....working in schools which are established and administered by the cantonment board. [deolali cantonment board v usha devidas dongre, 1993 mah.lj 74; 1993 lab ic 1858 overruled]. - the relief for a charge is connected with the relief for maintenance and both the reliefs arise out of the same cause of action, namely, the husband's failure to maintain his wife or her right to maintenance......allowance has been regularly paid by the defendant to the plaintiff. the plaintiff brought this suit (suit no. 89 of 1932) out of which this appeal arose for getting the maintenance, fixed in the former suit, charged on the property of the defendant on the ground that the defendant was intending to transfer or make a gift of the property in suit to his second wife or any other person with a view to interfere with the maintenance allowance of the plaintiff. the defendant contended that the plaintiff had no cause of action and the suit was barred by order 2, rule 2, civil p.c. the learned subordinate judge has decreed the suit. he has found that the suit is not barred by order 2, rule 2, civil p.c., and that the plaintiff was entitled to the relief claimed by her on account of her.....
Judgment:

1. This is a defendant's appeal and arises out of a suit brought against him by the plaintiff-respondent who is his wife for getting her maintenance charged on the property of the defendant described in the plaint. The plaintiff brought suit No. 22 of 1931 against the defendant for maintenance which was decreed on 3rd September 1931. The plaintiff was given a decree for Rs. 25 per month for her maintenance. This maintenance allowance has been regularly paid by the defendant to the plaintiff. The plaintiff brought this suit (Suit No. 89 of 1932) out of which this appeal arose for getting the maintenance, fixed in the former suit, charged on the property of the defendant on the ground that the defendant was intending to transfer or make a gift of the property in suit to his second wife or any other person with a view to interfere with the maintenance allowance of the plaintiff. The defendant contended that the plaintiff had no cause of action and the suit was barred by Order 2, Rule 2, Civil P.C. The learned Subordinate Judge has decreed the suit. He has found that the suit is not barred by Order 2, Rule 2, Civil P.C., and that the plaintiff was entitled to the relief claimed by her on account of her personal apprehension that the defendant was going to transfer his property.

2. The only question that arises for consideration in this appeal is whether the plaintiff's suit is barred by Order 2, Rule 2, Civil P.C. The claim of a wife for maintenance is not a charge upon the estate of her husband, whether joint or separate, until it is fixed and charged upon the estate. It was open to the plaintiff to have prayed for a relief in her former suit for getting her maintenance allowance charged on the property of her husband, hut, she did not ask for any such relief in her former suit. The relief for a charge is connected with the relief for maintenance and both the reliefs arise out of the same cause of action, namely, the husband's failure to maintain his wife or her right to maintenance. The plaintiff therefore has no cause of action for the present suit. The mere ground that the plaintiff entertains any apprehension as regards the husband's transferring his property would not afford her a new cause of action for the relief sought for by her in her present suit. In Rangamma v. Vohalyya (1888) 11 Mad 127 the plaintiff had obtained a decree against the defendants for the payment to, her of a monthly sum for her maintenance. She subsequently sued to have it constituted a charge on certain land. It was held that the claim in both suits arose out of the same cause-of action and, therefore, the plaintiff was-precluded by Section 43, Civil P.C., from asserting in the second suit the claim which she might have asserted in the first. In Saminatha v. Rangathammal (1889) 12 Mad. 285 a Hindu woman having obtained a decree for maintenance against her husband, alleged that he had alienated part of his property with a view to defeat her claim for maintenance, and sued him for a declaration that certain land which-he had not alienated was liable for maintenance. It was held that no cause of action was shown.

3. The plaintiff's case is analogous to that of a vendor to enforce his claim for the-unpaid sale price against his vendee. Under Section 55, T.P. Act, the vendor has a charge for the unpaid sale price on the-property sold. It is open to him to bring; a suit to enforce his claim by getting; either a simple money decree or a decree-to enforce his charge on the property. If he sues only for a simple money decree he cannot subsequently bring a separate suit to enforce his statutory charge. The plaintiff's suit therefore is barred by Order 2, Rule 2, Civil P.C. She has no cause of action for the present suit. It is therefore ordered that the appeal be allowed, the decree of the lower Court be set aside and' the plaintiff's suit be dismissed. In view of the relations between the parties we make no order as to costs in both Courts.


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