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Govind Ram Vs. Ganesh Ram and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Case NumberCivil Revn. No. 1717 of 1975
Judge
Reported inAIR1979All122
ActsCode of Civil Procedure (CPC) , 1908 - Order 20, Rule 18
AppellantGovind Ram
RespondentGanesh Ram and ors.
Appellant AdvocateS.K. Varma, Adv.
Respondent AdvocateAshok Gupta, Adv.
DispositionRevision dismissed
Excerpt:
civil - mesne profits - order 20 rule 18 of code of civil procedure, 1908 - allowing of mesne profits at stage of final decree challenged in a suit for partition - till passing of final decree in partition suit court can decide all matters - mesne profits not claimed or given in preliminary decree not improper - held, mesne profits can be allowed at stage of final decree. - .....affirming an order of the civil judge dated 14-9-1971 directing en enquiry into the question of mesne profits at the stage of the preparation of the final decree in a partition suit. 2. the plaintiff filed a suit for partition. a preliminary decree was passed in his favour. under that decree, he was granted a half share in the properties in dispute. in the proceedings for preparation of the final decree, the plaintiff claimed that he was entitled to his share of the profits accruing on the properties in respect of which he had been granted a decree. the plaintiff alleged that he had been ousted from possession of those properties, and the defendant had been realising the profits thereof, hence he was liable to render accounts in respect of them, and the plaintiff was entitled toa.....
Judgment:
ORDER

Gopi Nath, J.

1. This is a defendant's revision directed against an appellate order passed by the 2nd Additional District Judge, Ghazipur affirming an order of the Civil Judge dated 14-9-1971 directing en enquiry into the question of mesne profits at the stage of the preparation of the final decree in a partition suit.

2. The plaintiff filed a suit for partition. A preliminary decree was passed in his favour. Under that decree, he was granted a half share in the properties in dispute. In the proceedings for preparation of the final decree, the plaintiff claimed that he was entitled to his share of the profits accruing on the properties in respect of which he had been granted a decree. The plaintiff alleged that he had been ousted from possession of those properties, and the defendant had been realising the profits thereof, hence he was liable to render accounts in respect of them, and the plaintiff was entitled toa decree for his share of profits in the same. An objection was raised by the defendant that a claim for mesne profits could not be made at the stage of the preparation of the final decree. The trial court rejected that objection and held that it was open to the court to consider the question of the plaintiff's interest in the profits realised by the defendant. Having held that the defendant was an accounting party in respect of the realisation, the learned Judge framed several issues on the question as to what was the defendant's liability in them, if any. Aggrieved by that order, the defendant preferred an appeal and contended before the appellate court that at the stage of the preparation of the final decree, it was not open to the court below to consider the question of mesne profits. The appellate court dismissed the appeal and affirmed the order of the trial Court holding that in a partition suit it was open to the court at the stage of the preparation of the final decree to adjust the equities between the parties and consider the question of awarding mesne profits to the plaintiff on the basis of his share in the properties in dispute. Aggrieved by the orders, the defendant has filed this revision.

3. It was contended on behalf of the applicant that since the preliminary decree was silent on the question of mesne profits and no mesne profits had been claimed in the suit, it was not open to the courts below to direct an enquiry into that question at the stage of the preparation of the final decree.

4. The courts below held that the plaintiff was ousted from possession of the properties in which he had a half share, and he had not been paid his share of profits derived from them. His claim in respect of them could, accordingly, be considered in the proceedings. This view appears to be sound. In Babburu Basavayya v. Babburu Guravayya : AIR1951Mad938 it was held (at p. 943) :

'.....A partition suit in which apreliminary decree has been passed is still a pending suit and the rights of the parties have to be adjusted as on the date of the final decree : Jadunath Roy v. Parameshwar Mullick, . In such a suit the Court has not only to divide the common properties but has also to adjust the equities arising between the parties out of their relation to the common property, the property to be divided. The preliminary decree determines the moities ofthe respective parties and thereby furnishes the basis upon which the division of the property has to be made. There are other matters in addition to the moieties of the parties that have to be considered and decided before an equitable final partition can be effected. Among them are the realisation of common out-standings, the discharge of common liabilities, the distribution of the profits of the properties realised pending the suit, either in cash or by allotment of property of the requisite value, the grant of owelty, the provision of maintenances to parties entitled thereto, the allotment of lands on which improvements have been effected to the sharer who has improved them, the allotment of alienated lands to the share of the alienor and other similar matters. Even after the passing of the preliminary decree it is open to the Court to give appropriate directions regarding all or any of these matters either suo motu or on the application of the parties. Order 20. Rule 18, C. P. Code does not prohibit the Court from issuing such directions after the stage of a preliminary decree. It is open to the Court in order to prevent multiplicity of litigation and to do complete justice and effect an equal division of all the common assets and properties among the parties to direct an enquiry into the profits received or realised by one or some of them during the pendency of the suit and to award the others their proper share of such profits under its final decree. This enquiry can be ordered either as part of the preliminary decree itself or subsequently as a step towards the passing of the final decree, and in either case the result of the enquiry, has to be incorporated in the final decree.'

We are in respectful agreement with the view expressed in the case cited. In 'K. Venkata Subbaiya v. K. Veeraiyya' : AIR1955AP172 , it was held:

'In a suit for partition though there Is no prayer in the plaint for the ascertainment of future profits from the date of suit and though there is no specific direction in the preliminary decree for such ascertainment, the Court is bound, under the provision of Order 20, Rule 18, to direct such an enquiry. The right to an account of such profits is implicit in the right to a share In the common properties and need not be separately asked for. Even after the passing of the preliminary decree, it is open to the court to give appropriate directions either suo motu or on the application, of the parties.'

In B.N. Thiagarajan v. B.N. Sundaravelu : AIR1972Mad216 , it was held that the question of mesne profits accruing from, the property is not a separate item of partition, and a direction in respect of the same could be issued at the stage of the preparation of the final decree even though no such relief had been asked for in the plaint and the preliminary decree was silent on it.

5. Learned counsel for the applicant invited my attention to Mohd. Amin v. Vakil Ahmad : [1952]1SCR1133 for his submission that if a relief for mesne profits had not been claimed in the suit, a decree for the same could not be passed. The facts of that case were different. That was not a suit for partition. The relief claimed in that suit was for possession of certain properties together with rights appertaining thereto. The Supreme Court held that the relief claimed did not include a relief for mesne profits, and under the general law a relief not claimed could not be granted. That case, accordingly, has no application in the instant case. Our attention was invited to Muthangi Ayyana v. Muthangi Jaggarao : AIR1977SC292 where it was held that a final decree in a partition suit cannot amend or go behind the preliminary decree on a matter determined by that decree. It was urged by the learned counsel that by conducting an enquiry into the question of mesne profits, the Court below would go behind the preliminary decree. We do not agree. A question of mesne profits is not a separate item of partition. It is included in the properties forming the subject-matter of partition. The court can accordingly conduct an enquiry into it at the stage of the preparation of the final decree.

6. Learned counsel for the applicant then urged that the issues framed may enable the court to go behind the findings or the decisions already reached. The Issues framed are only with a view to determining the question of mesne profits and adjusting the equities between the parties. If the applicant has any apprehension about reopening of any matters already decided, he can raise such an objection before the court below which shall dispose it of according to law.

7. The revision, accordingly, fails and is dismissed. In the circumstances of the case, we make no order as to the costs.


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