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Shib Charan Vs. Ram Sahai and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in113Ind.Cas.750a
AppellantShib Charan
RespondentRam Sahai and ors.
Cases ReferredShiv Gir v. Khazan Gir
Excerpt:
provincial small cause courts act (ix of 1887), schedule ii, article 13 - suit for share of offerings at temple--jurisdiction of small cause court. - .....of offerings at a temple is one barred from the cognizance of the court of small causes under article 13 of schedule ii of that act or not. the present suit was of a value of rs. 375 only. so it would lie in a court of small causes unless barred from such cognizance by, any article in the second schedule. this court has consistently taken the view that a suit of that nature is not barred from the cognizance of a court of small causes. all the rulings have been summarised in the case noted above. more recently in 1922 a bench of two judges of the lahore high court has pronounced a similar opinion in shiv gir v. khazan gir 77 ind. cas. 561 : 3 lah. 369 : a.i.r. 1922 lah : 451. it was held there that article 13 of the second schedule of the provincial small cause courts act related to.....
Judgment:

Dalal, J.

1. On behalf of the respondents Mr. Panna Lal has raised a preliminary objection that no second appeal lies. This point is covered by authority of this Court in his favour. There is a Bench ruling Chintamani v. Mahima Dat 19 Ind. Cas. 628 There in a case similar to the present it was held that a second appeal would be barred under the provisions of Section 102 of the Code of Civil Procedure. The point at issue will be whether a suit. for the recovery of a share of offerings at a temple is one barred from the cognizance of the Court of Small Causes under Article 13 of Schedule II of that Act or not. The present suit was of a value of Rs. 375 only. So it would lie in a Court of Small Causes unless barred from such cognizance by, any Article in the Second Schedule. This Court has consistently taken the view that a suit of that nature is not barred from the cognizance of a Court of Small Causes. All the rulings have been summarised in the case noted above. More recently in 1922 a Bench of two Judges of the Lahore High Court has pronounced a similar opinion in Shiv Gir v. Khazan Gir 77 Ind. Cas. 561 : 3 Lah. 369 : A.I.R. 1922 Lah : 451. It was held there that Article 13 of the Second Schedule of the Provincial Small Cause Courts Act related to claims made against a person who is primarily liable to pay the cesses or dues.

2. I dismiss this appeal but make no order as to costs.


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