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B.N.W. Railway Vs. Firm Munna Lal Bishambhar Nath and B.B.C.i. Railway - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in80Ind.Cas.19
AppellantB.N.W. Railway
RespondentFirm Munna Lal Bishambhar Nath and B.B.C.i. Railway
Cases ReferredEast Indian Railway v. Gopi Krishna
Excerpt:
railway, company - goods,gonsignment of--risk note a--loss caused by delay--company, responsibility of. - u.p. zamindari abolition & lands reforms act, 1951 [act no. 1/1951]. section 3(4) & u.p. land revenue act, (3 of 1901). sections 14-a (3) & 14; [s.rafat alam, r.k.agarwal & ashok bhushan, jj] expression collector- held, it includes additional collector. powers and functions of collector can be exercised by additional collector under section 198(4) of 1950 act, provided he has been so directed by collector of the district. [1996 aihc 3628 overruled]. - this risk-note is employed in cases where goods tendered for carriage are either already in bad condition or so defectively packed as to be liable to damage, leakage or wastage in transit, and in the particular risk-note which has been..........it is contended that as the goods were consigned to the railway company under a risk-note in form a, the company is exempted from all liability for loss occasioned to the consignor by the delay. this risk-note is employed in cases where goods tendered for carriage are either already in bad condition or so defectively packed as to be liable to damage, leakage or wastage in transit, and in the particular risk-note which has been signed by the consignor in the present case the consignment is described as contained in 'bags old, torn and different sizes, contents liable to wastage, damage or shortage in weight in transit.' the note goes on to say that the sender 'agrees and undertakes to hold railway administration... harmless and free from all responsibility for the.....
Judgment:

Neave, J.

1. This is an application for the revision of an order of the Judge of the plaintiff-opposite party a decree for Rs. 357-8-0 as damages.

2. It has been found that the plaintiff booked a number of bags of chillies at Semaria Ghat Station on the B and N.W. Railway for despatch to Agra Fort Station on the East Indian Railway. The goods were despatched on the 5th May 1922 and were not delivered till the 19th of June 1922, 45 days later. It has further been found on the evidence of the Railway Company's own witness that the normal time for the journey is from 11 to 16 days. There was, therefore, in this case a delay of a month, and during this interval the price of chillies dropped from Rs. 24-8-0 a maund to Rs. 21-8-0 a maund, a difference of Rs. 3 a maund.

3. On behalf of the defendant-applicant it is contended that as the goods were consigned to the Railway Company under a risk-note in Form A, the Company is exempted from all liability for loss occasioned to the consignor by the delay. This Risk-Note is employed in cases where goods tendered for carriage are either already in bad condition or so defectively packed as to be liable to damage, leakage or wastage in transit, and in the particular risk-note which has been signed by the consignor in the present case the consignment is described as contained in 'bags old, torn and different sizes, contents liable to wastage, damage or shortage in weight in transit.' The note goes on to say that the sender 'agrees and undertakes to hold Railway administration... harmless and free from all responsibility for the condition in which the aforesaid goods may be delivered to the consignee at destination and for any loss arising from the same.'

4. The learned Munsif has held that this language clearly shows that the risk-note in form A has no concern whatever with the case of delay. In this view I concur. It is obvious that the special contract contained in this document is merely intended to protect the Railway from responsibility for any loss or damage which will result to the goods from defective packing and consquent leakage or wastage in transit. No evidence appears to have been given by the Company to explain or account for the unusual delay except that when the waggon containing the goods arrived at Gorakhpur on the 7th May it was found to be 'panel torn' and the goods were, therefore, transhipped to another waggon on the following day. This explanation, however, fails to account for more than one day out of the month which was spent on the journey in excess of the usual time. It has been held in East Indian Railway v. Indar Man 65 Ind. Cas. 771 : 20 A.L.J. 114 : (1922) A.I.R. (A) 68 that in the absence of any risk note a Railway Company is bound to deliver goods within a reasonable time, and is liable to pay compensation for loss caused by delay which it is unable to explain. It is true that in the present case there was a risk-note, but it was of a character which did not protect the Company against the consequences of delay. The learned Counsel for the defendant-applicant has relied on Bam Kishun Ram v. North Western Railway Company 77 Ind. Cas. 1020 : 20 A.L.J. 978 : (1923) A.I.R. (A) 122, and The Secretary of State v. Jiwan Abdulla 71 Ind. Cas. 609 : 21 A.L.J. 220 : 45 A. 380 : (1923) A.I.R. (A) 426. These, however, were both cases in which a risk-note in form B was employed and the goods were taken at a reduced rate on conditions quite different to those contained in the contract which is embodied in form A. The case of the East Indian Railway v. Gopi Krishna 77 Ind. Cas. 1046 : 21 A.L.J. 448 : 45 A. 584 : (1921) A.I.B. (A) 8 is similar in many respects to the present case, though in it also the risk-note was in form B. In that case unreasonable delay in transit which resulted in damage to the plaintiff quite independent of any deterioration or loss of the goods consigned was held to give a cause of action to the plaintiff.

5. In the first ground of appeal reference is made to paragraph 40 the Goods Tariff Regulation. This Regulation, however, was not produced; nor was this point argued.

6. The application is dismissed with costs including in this Court fees on the higher scale.


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