Skip to content


Firm Nainsukh Das Nagar Mal Through Nagar Mal Vs. Firm Gajanand-shyam Lal Through Gajanand and anr. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in61Ind.Cas.269
AppellantFirm Nainsukh Das Nagar Mal Through Nagar Mal
RespondentFirm Gajanand-shyam Lal Through Gajanand and anr.
Cases ReferredBaker v. Yorshire Fire Assurance Co.
Excerpt:
.....expressed provision of section 104(1)(f) of the civil procedure code, being 'an order refusing to file an award in an arbitration without the intervention of the court. it is clearly desirable on every ground that such an order, as the one now in question, should be open to review in the high court and that this court should, as far as possible, control the courts below upon questions of principle and practice arising out of arbitration proceedings, keeping in mind the settled principle that decisions of law and of fact by arbitrators, if honestly and regularly reached, cannot been opened. on this state of things, my view is that if the order of the court below is a good one, it is an appreciable order. he was well aware that the object of the document was to lay before the arbitrators..........from an order by the district; judge of cawnpore, dated the 21st of february 1920, refusing; to file an award. the application on which the order was made was presented by one of the arbitrators at the request of the successful party in the arbitration, namely, the present appellant. an objection was made to the application by the present respondents on the ground that there had been no valid submission,2. a preliminary objection was raised at the hearing of the appeal on the ground that no appeal lies. on the face of the order, it is clearly one within the expressed provision of section 104(1)(f) of the civil procedure code, being 'an order refusing to file an award in an arbitration without the intervention of the court.' the district judge decided that this section does not apply.....
Judgment:

1. This is an appeal from an order by the District; Judge of Cawnpore, dated the 21st of February 1920, refusing; to file an award. The application on which the order was made was presented by one of the arbitrators at the request of the successful party in the arbitration, namely, the present appellant. An objection was made to the application by the present respondents on the ground that there had been no valid submission,

2. A preliminary objection was raised at the hearing of the appeal on the ground that no appeal lies. On the face of the order, it is clearly one within the expressed provision of Section 104(1)(f) of the Civil Procedure Code, being 'an order refusing to file an award in an arbitration without the intervention of the Court.' The District Judge decided that this section does not apply to the arbitration award, as this award purports to have been under the Arbitration Act (IX of 1899). There is nothing in that Act to support this view, and it is to be noted that the Civil-Procedure Code was re-enacted some years later than the Arbitration Act. In support of the preliminary objection an authority has been sited, Campbell & Co. v. Jeshrai Giridhari Lall 46 Ind. Cas. 687 : 45 C. 502, in which the Calcutta High Court held that Section 104 of the Civil Procedure Code did not apply. That case is distinguishable. The award had been filed by the Registrar of the High Court as a ministerial act in aooordanae with the rules of the Calcutta High Court. Subsequently, a Rule was applied for through a Judge of the High Court asking that the award should be set aside. This Rule was discharged but the award had been filed and there had been no order of the High Court refusing to file it, Section 20 of the Arbitration Act enables the various High Courts in India to frame rules as to the filing of awards and all proceedings consequential thereon or incidental thereto. Such Rules would, of accurse, when made, have the effect of a Statute, but it follows that the practice provided by the various High Courts in India for proceeding under the Arbitration Act may vary. The Allahabad High Court has made no rules. The natural result of this is, that parties themselves, and the lower Courts alike, follow the ordinary and familiar procedure usually adopted under the statutory rules of the Code, The practice is, to apply for an order to file the award and the Court adjudicates upon such application. This is the converse of the practice in Calcutta as appears from the judgment of the Chief Justice of that Court. But there is nothing in the Arbitration Act rendering such practice as has been followed in this case, and in any other case, in cancer, incompetent, and procedure of some kind is obviously necessary to enable the Court to exercise the power of remitting or setting aside an award under either Sections 13 or 15 of the Act. We think that the procedure adopted in thin case was legitimate and proper and probably the only proper procedure available. The Judge had, therefore, jurisdiction to make the order which he did and the order being one refusing to file the award it is appeasable under Section 104(1)(f).

3. In Calcutta it was held that an appeal lay under another provision of the law from the order (which in that case was an order of a High Court Judge) so that the point of practice became of no importance. It is clearly desirable on every ground that such an order, as the one now in question, should be open to review in the High Court and that this Court should, as far as possible, control the Courts below upon questions of principle and practice arising out of arbitration proceedings, keeping in mind the settled principle that decisions of law and of fact by arbitrators, if honestly and regularly reached, cannot been opened. The question now before us was left open by a Bench of this Court similarly constituted in the case of Sukhamal Bansidhaf v. Babn Lal Kedia Co. 59 Ind. Cas. 75 : 18 A.L.J. 652 : 2 U.P.L.R. (A) 243 : 42 A. 525, and the passage from the judgment of my brother Piggott on pages 664 and 165 Pages of 18 A.L.J.--[Ed.] is very much in point. He says: 'Section 11 of the Act speaks in very general terms of the arbitrators or umpire causing the award to be filed in the Court, and the wording of Section 15 which follows leaves it, at react open to the contention that unless the Court either remits the award for re-consideration to the arbitrator or umpire or sees reason for setting it aside, the award will be filed as it were automatically.... I wish to say.that I do not stand committed by the order which we are about to pronounce to any final decision as to whether an appeal would or would not He from a proceeding of a competent District Court which merely recorded a finding by way of a declaration that a certain paper presented to the Court, on a certain date, through a certain agency, was a valid award by a properly constituted umpire or arbitrator.... The order before us is one which expressly purports to file the award.... The learned District Judge, therefore, in dealing with this case did not talk; the alternative view which I have above suggested but definitely conceived that the award of the sole arbitrator would not be filed and become operative as a decree of the Court unless he passed a formal order directing it to be filed. On this state of things, my view is that if the order of the Court below is a good one, it is an appreciable order.'

4. That passage is directly in point, and it is clear from what my brother said in that case that if he had been pressed to consider the point of law as to whether an appeal lay or not and to dismiss the application which was made in revision on that ground alone, he would have held that an appeal lay. As a matter of fact, an application was made to another Court with reference to the decision in the case from which we have just aided and leave was asked from the High Court to appeal to the Privy Council upon the ground that this Court had no jurisdiction to interfere in revision. That leave was refused, on the ground that the respondents in the hearing in revision had refused to argue the point which was left open for further consideration. That fact is alluded to in my own judgment where I say that if an appeal did lie, a question which I declined to consider, no revision could be entertained.

5. This point also appears to have arisen in Burma in a case which was cited to us from 17 Indian Cases, reported at page 902 Ripley v. Nahapiet 17 Ind. Cas. 902 : 5 Bur. L.T. 155 : 6 L.B.R. 88. It does not appear from the inadequate report of the decision in that case whether the ratio decedent turned upon any point of practice. If the Court in Burma intended to lay down a rule of universal application that no order of the kind now under appeal could be covered by Section 104, we are unable to agree with their view.

6. Upon the merits, we are of opinion, that the respondent in this case, who was a member of the Association and had been a claimant himself in at least one prior case, submitted to arbitration by a written agreement. What happened was that the claimants, the present appellants, submitted to the Association a claim against the respondent which they signed and sent to the Association. The arbitrators appointed by the Association laid the document before the respondent and he wrote thereon in his own hand and over his signature his answer to the claim. He was well aware that the object of the document was to lay before the arbitrators in writing the difference which was to be decided between the parties. We are clearly of opinion that the document constituted a written agreement to submit the present difference to arbitrators within the meaning of Section 4(b) of the Arbitration Act. The case is even stronger than that in which a similar view was taken by the Court of Appeal in England in Baker v. Yorshire Fire Assurance Co. (1892) 1 Q.B. 144 : 61 L.J.Q.B. 838 : 66 L.T. 161. The plaintiff wanted to sue upon a Fire Assurance policy which had been signed and sealed the Company, and which contained an arbitration clause, but which he himself had not signed. As he was affirming the document, it was held against Him that there was a written agreement to submit the differences of the contracting parties to arbitration.

7. The appeal must be allowed with costs and the application to file this award must be remitted to the Court of the District Judge of caw pore to be dealt with according to law.


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