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Abdul Karim Khan Vs. Muhammad Jan - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in68Ind.Cas.970
AppellantAbdul Karim Khan
RespondentMuhammad Jan
Excerpt:
.....suit for arrears of subsequent instalment--appeal withdrawn during pendency of suit third suit claiming all arrears, whether maintainable. - - clearly that was an application made to the court in accordance with the provisions of order ix, rule 4. 7. that application for setting aside the order of dismissal was rejected on the 10th of november 1917. 8. against that order of rejection the plaintiff filed an appeal in the court of the district judge, and on the 2nd of march 1918 that appeal was withdrawn and dismissed on the application of the present plaintiff. 9. meantime the instalment of the annuity which fell due on the 1st of july 1917, had become payable and a suit to recover that particular instalment was brought in the court of the munsif on the 22nd of december 1917...........he is in any way protested against the operation of order ii, rule 2 by the fact that he had an appeal pending in the court of the district judge at the time the second suit was filed. after the appeal was withdrawn any protection which might have earned to the plaintiff by reason of the appeal having been filed, was taken away and his proper course then was to apply to the court in which the suit was pending and to ask for amendment of the claim and permission to include in the claim a claim for the years 1st january 1914 to 1st january 1917. we hold that the view taken by the court below on this point of law is erroneous and the appeal must, therefore, be allowed to this extent. the result is that, allowing the appeal, we direct that the claim of the plaintiff regarding the items.....
Judgment:

1. We are concerned in this one with a claim which was brought by the first respondent Munshi Mohammad Jan for the recovery of arrears of an annuity of Rs. 660 per annum.

2. The annuity was payable in equal moieties on the 1st January and the 1st July of each year and the period covered by the present suit ran from the 1st of January 1914 to the 1st of July 1919.

3. The Courts below have decreed the claim in fall and the question raised before as is whether or not in view of certain proceedings between the parties she items from the 1st of January 914 up to and including that of the 1st of January, 1917 are claimable in this suit.

4. In order to explain the matter which arise for decision, it is necessary to refer to the following fasts:-

5. On the 28th of June 1917, the plaintiff, Munshi Muhammad Jan, brought a suit against these defendants to recover the instalments of the annuity which had fallen due from the 1st of January 1914 up to the 1st of January, 1917. This suit was Suit No. 166 of 1911, and on the Slat, of July 1917 the parties were absent. The Subordinate Judge wrote a judgment dismissing the suit. In his order of that date he mentions that the parties were absent, Hs also went on to say that because an appeal was pending with react to a certain sale-deed, the suit appeared to him to be premature, and he purported to dismiss the suit not on the ground of absence of the parties but on the ground that the suit had been brought before time.

6. The plaintiff after this order of dismissal had been passed made an application to the Subordinate Judge to have the order of dismissal set aside. Clearly that was an application made to the Court in accordance with the provisions of Order IX, Rule 4.

7. That application for setting aside the order of dismissal was rejected on the 10th of November 1917.

8. Against that order of rejection the plaintiff filed an appeal in the Court of the District Judge, and on the 2nd of March 1918 that appeal was withdrawn and dismissed on the application of the present plaintiff.

9. Meantime the instalment of the annuity which fell due on the 1st of July 1917, had become payable and a suit to recover that particular instalment was brought in the Court of the Munsif on the 22nd of December 1917. That suit was tried out and the plaintiff got his decree on the 2nd of April 1918.

10. The point which has been made here on behalf of the defendants and which was raised unsuccessfully by them in the Courts below is that when the plaintiff brought this claim on the 2nd of December 1917 in respect of the half-yearly instalment of the annuity which had become payable on the 1st of July 1917 he was bound to include in his claim a claim for all other instalments which had become due up to that date and with respect to which a claim would have been within limitation.

11. Order II, Rule 2, is consequently put up as a bar by the defendants.

12. The plaintiff seeks to avoid the operation of Order II, Rule 2 in this way. He says that at the time he filed his suit on the 2nd of December 1917, an appeal wax still pending in the Court of the District Judge, an appeal relating to the suit in which the claim was for the arrears of the earlier years, that is to say, from the 1st of January 1914 up to the 1st of January 1917. It is argued that while that appeal was pending when the second suit was filed, it was not open to the plaintiff to include the earlier claim in the second suit.

13. There are two answers to this contention. In the first place, it is obvious that after the plaintiff's application to have the order of dismissal in default set aside was rejected, he had no right of appeal at all. In the next plate even if he assumed mistakenly that he had, a right of appeal, it is clear that that appeal was withdrawn from the Court of the District Judge on the 2nd of March 1918, that is to say, a full month before all decree was passed in the second suit whish was brought on the 22nd of December 1917, In other words, the appeal was withdrawn while the second suit was still pending. In theses circumstances, we think, the plaintiff cannot be heard to say that he is in any way protested against the operation of Order II, Rule 2 by the fact that he had an appeal pending in the Court of the District Judge at the time the second suit was filed. After the appeal was withdrawn any protection which might have earned to the plaintiff by reason of the appeal having been filed, was taken away and his proper course then was to apply to the court in which the suit was pending and to ask for amendment of the claim and permission to include in the claim a claim for the years 1st January 1914 to 1st January 1917. We hold that the view taken by the Court below on this point of law is erroneous and the appeal must, therefore, be allowed to this extent. The result is that, allowing the appeal, we direct that the claim of the plaintiff regarding the items caroming due prior to the 1st of January 1918 is dismissed. The rest of the claim is decreed with proportionate costs against the defendants. The defendant appellant is entitled to proportionate costs in all three Courts.


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