Skip to content


Surajpal Singh and ors. Vs. Jairamgir - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All855
AppellantSurajpal Singh and ors.
RespondentJairamgir
Excerpt:
small cause court suit - suit for enforcement of hypothecation against moveable property--act xi of 1865 (mufassal small cause courts act), section 6. - .....is a suit for the recovery of a sum of money due on a bond, and it was never contemplated that a suit for enforcement of hypothecation against certain moveable property should fall under that category. the questions which might arise with reference to the enforcement of hypothecation might involve serious and difficult considerations which it was not contemplated should be tried by such courts.5. the observations of sir barnes peacock, in ram gopal shah v. ram gopal shah 9 w.r. 136 on the point are very apposite; and we are of opinion that the relief sought in the shape of enforcement of hypothecation took the suit out of the jurisdiction of a small cause court.6. i have now to consider whether this suit can be said to be a suit for personal property or the value of personal property......
Judgment:

Straight and Tyrrell, JJ.

1. This was. an application, under Section 622 of Act XIV of 1862, for the revision of an order passed by the Small Cause Court Judge of Mirzapur, on the 6th January 1885, and the applicants before us are the persons who were defendants in that suit. The plaintiff virtually sued to recover Rs. 117-9-0 from the defendants personally, and by enforcement of hypothecation of sixty-nine bead of cattle by their attachment and sale. The: cattle were in the hands of defendants Nos. 3 to 5, who were added as defendants under Section 32 of the Code, and who had purchased them at an auction-sale held in execution of a decree against the original defendants.

2. It has been contended by the learned pleader for the applicants that the suit was not cognizable by the Small Cause Court, and that the decree of that Court must therefore be set aside for want of jurisdiction.

3. The question is a simple one to determine. Section 6 of the Small Cause-Courts Act (XI of 1865) enumerates the various classes of suits cognizable by Small Cause Courts. We have to determine whether the present suit can fall under the category of a ' suit for money due on a bond or other contract, 'or of a suit for personal property.'

4. Now, it is obvious that the suit contemplated in the first case is a suit for the recovery of a sum of money due on a bond, and it was never contemplated that a suit for enforcement of hypothecation against certain moveable property should fall under that category. The questions which might arise with reference to the enforcement of hypothecation might involve serious and difficult considerations which it was not contemplated should be tried by such Courts.

5. The observations of Sir Barnes Peacock, in Ram Gopal Shah v. Ram Gopal Shah 9 W.R. 136 on the point are very apposite; and we are of opinion that the relief sought in the shape of enforcement of hypothecation took the suit out of the jurisdiction of a Small Cause Court.

6. I have now to consider whether this suit can be said to be a suit for personal property or the value of personal property. It cannot be said that the cattle belonged to the plaintiff. The plaintiff does not claim to obtain possession of the cattle or to recover their value. The cattle had been attached and sold in execution of a decree, and purchased by the defendants Nos. 3 to 5, and the Court had no jurisdiction to hold the defendants liable to the extent of the value of the cattle in their hands. We may add that the principles laid down in Godha v. Naik Ram ante. p. 152 apply to this case also.

7. The application must be allowed, and we set aside the decree of the Small Cause Court as against the defendants who were subsequently added under Section 32 of the Code, with proportionate costs in both Courts.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //