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ThakuraIn Anar Kuar and anr. Vs. Pohap Singh and anr. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in66Ind.Cas.852
AppellantThakuraIn Anar Kuar and anr.
RespondentPohap Singh and anr.
Cases ReferredDambar Singh v. Balwant Singh
Excerpt:
damages, suit for - distraint, illegal--cause of action. - - the amin and other witnesses of defendants clearly say that the sis bigha kachcha land can-not produce 25 maunds of grain, as alleged by the plaintiffs......as to the second issue, his judgment runs thus: 'there is no convincing evidence as regards the loss of property. the amin and other witnesses of defendants clearly say that the sis bigha kachcha land can-not produce 25 maunds of grain, as alleged by the plaintiffs. the property distrained is 6 maunds 20 1/4 seers wheat and 8 maunds 3 1/4 seers of bhusa (vide plaintiff's own statement dated 24th april 1919 before the tahsildar of shikohabad). this it still in possession of karimullah with whom it was deposited by the shahna. in my opinion no damage has been proved.'2. the plaintiffs went up in appeal and the learned officiating district judge has set aside the assistant collector's decision on both these issues. he proceeds mainly upon presumptions and probabilities rather than on the.....
Judgment:

Gokul Prasad, J.

1. This appeal arises out of a unit for damages for illegal distraint. The First Court same to the conclusion that the suit was barred by time and it also found that no damage had been proved. As to the second issue, his judgment runs thus: 'There is no convincing evidence as regards the loss of property. The Amin and other witnesses of defendants clearly say that the sis bigha kachcha land can-not produce 25 maunds of grain, as alleged by the plaintiffs. The property distrained is 6 maunds 20 1/4 seers wheat and 8 maunds 3 1/4 seers of bhusa (vide plaintiff's own statement dated 24th April 1919 before the Tahsildar of Shikohabad). This it still in possession of Karimullah with whom it was deposited by the Shahna. In my opinion no damage has been proved.'

2. The plaintiffs went up in appeal and the learned Officiating District Judge has set aside the Assistant Collector's decision on both these issues. He proceeds mainly upon presumptions and probabilities rather than on the evidence on which the Assistant Collector decided the ease. He takes no notice in his judgment of the statement made by the plaintiff as detailed by the Assistant Collector. I am informed that the record of the original case tried by the Tahsildar was before the First Court. If that was so, it was the duty of the lower Appellate Court to refer to that record and some to the conclusion after taking into consideration the statement of the plaintiff made on the 24th of April 1919. The learned District Judge was not justified in ignoring the statement of the plaintiff on which the First Court had relied and doming to the conclusion independent of such an admission, I, therefore, refer the following issue for finding to the Court below.

(1) What damage, if any, had the plaintiffs sustained

3. The Court below is to take into consideration any admission of the plaintiff contained in his statement of the 24th of April 1919 referred to by the Assistant Collector along with the other evidence on the record before it comes to any decision on the question.

4. The lower Appellate Court seems to have followed a decision of the Board of Revenue reported in 2 Legal Remembrancer (Ravenue Saries) page 61 in thinking that the cause of action for a suit for compeneation for illegal distraint arises on the date of the release of the property from distraint This view is not, however, the view taken by the two Judges of this Court in Dambar Singh v. Balwant Singh 10 Ind. Cas. 502 : 8 A. L. J. 503, where it has been held that the cause of action arises on the date of the actual loss or damage or at the latest when the plaintiff comes to know of such loss, I, therefore, remit a ascond issue also to the lower Appellate Court for a clear finding.

(2) When did the plaintiffs come to know of the loss of the property for which they sued for compeneation

5. The lower Appellate Court will sub nit its findings at an early date. No fresh evidence on this issue.

6. On return of the findings the usual ten days will be allowed for Sling objections.


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