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Balkrishna Das Vs. Kunwar Hira Lal Bagla and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in24Ind.Cas.95
AppellantBalkrishna Das
RespondentKunwar Hira Lal Bagla and ors.
Cases ReferredGaneshi Lal v. Khairati Singh
Excerpt:
civil procedure code (act v of 1908), order i., rule 3 - suit by reversioner to recover possession from several transferees of properties from widow--multifariousness. - .....entitled to two-thirds. he impleaded defendants nos. 1 and 2 as being in possession of some of the property, defendants nos. 3 and 4 as transferees of a certain house in calcutta from musammat lakhi bibi and defendant no. 5 as a mortgagee of another portion of the estate from the same lady. these transfers he alleged to be null and void as against his interest. there were various defences, among them being the plea that the suit was had for multifariousness. during the pendency of the suit the plaintiff and defendants nos. 1 and 2 came to terms. under the compromise that house which was transferred to defendants nos. 3 and 4 and the property which was mortgaged to defendant no. 5 were to go to the plaintiff and the rest of the property was to go to defendant no. 2. on the basis of this.....
Judgment:

1. This is a plaintiff's appeal arising out of a suit for possession of property. The plaintiff's case was that one Ram Jas died leaving an estate and a widow, Musammat Hira Dei. The latter died and was succeeded by her daughter, Musammat Lakhi Bibi who died on April 23, 1906. Musammat Lakhi Bibi transferred certain portions of the estate. The plaintiff' claims, as a bandhu, a one-third share of the estate admitting that defendant No. 2 is entitled to two-thirds. He impleaded defendants Nos. 1 and 2 as being in possession of some of the property, defendants Nos. 3 and 4 as transferees of a certain house in Calcutta from Musammat Lakhi Bibi and defendant No. 5 as a mortgagee of another portion of the estate from the same lady. These transfers he alleged to be null and void as against his interest. There were various defences, among them being the plea that the suit was had for multifariousness. During the pendency of the suit the plaintiff and defendants Nos. 1 and 2 came to terms. Under the compromise that house which was transferred to defendants Nos. 3 and 4 and the property which was mortgaged to defendant No. 5 were to go to the plaintiff and the rest of the property was to go to defendant No. 2. On the basis of this compromise the Court below gave the plaintiff a decree as against defendants Nos. 1 and 2, but it held that the suit was had for multifariousness and it called upon the plaintiff to elect as to the portion of his suit with which he would proceed. The plaintiff declined to elect and so the Court below dismissed the suit with costs. We may also note that after the compromise with defendants Nos. 1 and 2 the plaintiff sought to amend his plaint so as to enable him to recover the whole of the property transferred to defendants Nos. 3, 4 and 5. The plaintiff has come here on appeal.

2. It is urged that the decision of the Court below is incorrect especially in view of Rule 3, Order I, and the decision reported as Parbati Kunwar v. Mahmud Fatima 29 A. 267 : A.W.N. (1907) 36 : 4 A.L.J. 121. and Kubra Jan v. Ram Bali 30 A. 560 : A.W.N. (1908) 235 : 5 A.L.J. 647 : 4 M.L.T. 392. On behalf of the respondents it is urged that the case is similar in all its aspects to the decision reported as Ganeshi Lal v. Khairati Singh 16 A. 279 : A.W.N. (1894) 82. We are of opinion that whatever may have been the correct view of the law as it was prior to the present Code of Civil Procedure, the point is covered by the clear language of Order I, Rule 3. Under that Order it is clear that the plaintiff's suit was not had for multifariousness and he was entitled to join all the defendants as parties to the suit so as to enable him to recover his share in the whole of the estate of Ram Jas. In this view the appeal must succeed. We allow the appeal, set aside the decree of the Court below and remand the case to that Court for decision according to law. The plaintiff will be allowed to amend his plaint as desired. The costs of this appeal will be costs in the cause and will abide the result. They will include fees on the higher scale.


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