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Salik Ram Vs. Wali Ahmad - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1927All590
AppellantSalik Ram
RespondentWali Ahmad
Cases ReferredRam Narain Singh v. Babu Singh
Excerpt:
- - the act gives the court a discretion to administer the oath or not, and if a party, after agreeing to an oath, satisfies the court that there is good ground for retracting, the court would probably exercise a wise discretion in refusing to administer the oath, but when a party puts forward frivolous reasons for retracting we think the court is justified in administering the oath notwithstanding the retraction. if the judge is satisfied that the plaintiff has good-reasons for withdrawing from the reference he will refuse to administer the oath to the referee. on the other hand, if he is satisfied that the grounds set out by the plaintiff for withdrawal are not good grounds he will re-examine the referee and decide the case in accordance with his statement......april the plaintiff put in an application saying that he was no longer willing to be bound by the oath of naziruddin as he had come to know that naziruddin was a close friend of the defendant. on this the judge recorded an order saying that the plaintiff was not entitled to resile from the agreement to refer. another application was presented by the plaintiff on the 8th of may in which he reiterated the same prayer. this too was refused by the court for the same reason.3. i do not think it was correct for the court below to hold that the plaintiff could not resile from the agreement to refer. the law on the subject has been explained in a judgment of the madras high court to be found in thoyi ammal v. subbaroya mudali [1899] 22 mad. 234. at pages 236 and 237 of the report their.....
Judgment:

Lindsay, J.

1. This is an application in revision against an order of a Judge of the Small Cause Court. It appears that the plaintiff-applicant brought a suit on a bond against the defendant opposite party. On the 16th of April 1926, both parties joined in making a petition to the Judge in which they were willing to be bound by the oath of one Naziruddin. It was stated in the petition that Naziruddin was present in Court but for some reason or other which does not appear, Naziruddin was not examined on that day. The Court ordered the 30th of April to be fixed for taking the evidence of Naziruddin. The witness was not served for that date and was summoned again for the 14th May. On that date Naziruddin was examined. He deposed against the plaintiff and the suit was dismissed.

2. In this application for revision it is stated that prior to the date on which Naziruddin was examined the plaintiff had expressed his desire to resile from the petition of the 16th April 1926. I find that on the 20th April the plaintiff put in an application saying that he was no longer willing to be bound by the oath of Naziruddin as he had come to know that Naziruddin was a close friend of the defendant. On this the Judge recorded an order saying that the plaintiff was not entitled to resile from the agreement to refer. Another application was presented by the plaintiff on the 8th of May in which he reiterated the same prayer. This too was refused by the Court for the same reason.

3. I do not think it was correct for the Court below to hold that the plaintiff could not resile from the agreement to refer. The law on the subject has been explained in a judgment of the Madras High Court to be found in Thoyi Ammal v. Subbaroya Mudali [1899] 22 Mad. 234. At pages 236 and 237 of the report their Lordships observe:

There is nothing in Sections 9 to 11 of the Act (Indian Oaths Act) which allows a party to retract after the opponent has accepted the proposal. The Act gives the Court a discretion to administer the oath or not, and if a party, after agreeing to an oath, satisfies the Court that there is good ground for retracting, the Court would probably exercise a wise discretion in refusing to administer the oath, but when a party puts forward frivolous reasons for retracting we think the Court is justified in administering the oath notwithstanding the retraction. This has been expressly decided in Ram Narain Singh v. Babu Singh [1895] 18 All. 46 and Abaji v. Bala [1898] 22 Bom. 281, and there is nothing in the case of Vasudeva Shambog v. Naraina Pai [1878] 2 Mad. 356 to support the contrary view.

4. Having regard to what is stated in the report of the case to be found in Ram Narain Singh v. Babu Singh [1895] 18 All. 46, I think the proper course for the Court below was to examine the grounds upon which the plaintiff desired to withdraw from the reference and to satisfy himself whether the reasons given for the desire to withdraw from the reference were satisfactory or not.

5. I accept this application, set aside the decree of the Court below and send the case back for investigation on the lines indicated. If the Judge is satisfied that the plaintiff has good-reasons for withdrawing from the reference he will refuse to administer the oath to the referee. On the other hand, if he is satisfied that the grounds set out by the plaintiff for withdrawal are not good grounds he will re-examine the referee and decide the case in accordance with his statement.

6. As the application is not opposed here I make no order as to costs.


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