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Alice Georgina Skinner Vs. Kunwar Mukarram Ali Khan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1925All77
AppellantAlice Georgina Skinner
RespondentKunwar Mukarram Ali Khan
Excerpt:
- - that application was well within six months and was, therefore, in accordance with the existing law. the appellant was, therefore, perfectly within her rights......enquiry have ascertained that when the act of 1920 was enacted by the government of india, the period provided in the appropriate column opposite to article 177 was 'six months.' no slovenly use of the word 'ditto,' a word which ought to have no place in any statute at all, has anything to do with the matter. the period was six months.3. the amending act xxvi of 1920 did not touch article 177. therefore, after the amending act was passed, the period in the column, according to law, opposite article 177, was still six months and that was actually the period provided when the appellant put in her application, on the 28th june. that application was well within six months and was, therefore, in accordance with the existing law. subsequently in 1923, by act xi of 1923, the period has.....
Judgment:

1. In our opinion this appeal must succeed. The learned Judge says this ignorance of the law is no excuse. It is a dangerous proposition. We think that almost any excuse for ignorance might be accepted under these circumstances if it were necessary for us to consider whether we ought to extend time. But we are of opinion that no extension of time, or concession of any kind, is required by the appellant. The difficulty has been to ascertain what the law is. It now turns out that the appellant was right and the Judge was wrong.

2. The Punjab High Court (Cf. A.I.R. 1924 Lahore, 65), after an exhaustive enquiry have ascertained that when the Act of 1920 was enacted by the Government of India, the period provided in the appropriate column opposite to Article 177 was 'six months.' No slovenly use of the word 'ditto,' a word which ought to have no place in any statute at all, has anything to do with the matter. The period was six months.

3. The Amending Act XXVI of 1920 did not touch Article 177. Therefore, after the Amending Act was passed, the period in the column, according to law, opposite Article 177, was still six months and that was actually the period provided when the appellant put in her application, on the 28th June. That application was well within six months and was, therefore, in accordance with the existing law. Subsequently in 1923, by Act XI of 1923, the period has been altered to 90 days, but that was subsequent to this application. The appellant was, therefore, perfectly within her rights.

4. The appeal succeeds and the matter must be sent back to the lower Court with direction to re-hear the application according to law.

5. The appellant is entitled to her costs here and below. The costs in this Court will include fees on the higher scale.


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