Skip to content


Pyarelal and ors. Vs. Modi Sikharchand - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMadhya Pradesh High Court
Decided On
Case NumberFirst Appeal No. 75 of 1950
Judge
Reported inAIR1957MP89
ActsCode of Civil Procedure (CPC) , 1908 - Order 22, Rules 3 and 11 - Order 30, Rule 4 - Order 41, Rules 4 and 33; Contract Act, 1872 - Sections 45
AppellantPyarelal and ors.
RespondentModi Sikharchand
Appellant AdvocateA. Razak, Adv.
Respondent AdvocateR.S. Dabir, Adv.
DispositionAppeal dismissed
Cases ReferredSheo Govind v. Zahur Moham
Excerpt:
- .....the dismissal of a part of their claim for damages by the 2nd civil judge, 1st cjass, sagar, in civil suit no. 11-b of 1947.2. the suit was instituted by pyarelal and pan-nalal, sons of jankiprashad, babulal, and narayan-dass and bhagwandass, sons of babu surajdin. they were carrying on business of purchase and sale of grain as partners of a registered firm styled durga prashad ganesh dass, shortly called durga ganesh. they entered into a contract with the defendant on 6-7-1947 for purchase of his stock of linseed at satna. out of this stock, a lot of 2500 bags was lying in the godown of the defendants' commission agent, ramchand rampratap, which was sold to the plaintiffs. o. r. satna at rs. 44/13/9 per bag of 90 seers net, after packing them in new gunny bags.the lower court has.....
Judgment:

1. This is plaintiffs' appeal against the dismissal of a part of their claim for damages by the 2nd Civil Judge, 1st CJass, Sagar, in civil suit No. 11-B of 1947.

2. The suit was instituted by Pyarelal and Pan-nalal, sons of Jankiprashad, Babulal, and Narayan-dass and Bhagwandass, sons of Babu Surajdin. They were carrying on business of purchase and sale of grain as partners of a registered firm styled Durga Prashad Ganesh Dass, shortly called Durga Ganesh. They entered into a contract with the defendant on 6-7-1947 for purchase of his stock of linseed at Satna. Out of this stock, a lot of 2500 bags was lying in the godown of the defendants' commission agent, Ramchand Rampratap, which was sold to the plaintiffs. O. R. Satna at Rs. 44/13/9 per bag of 90 seers net, after packing them in new gunny bags.

The lower Court has found that the defendant broke the contract and was liable in damages to the plaintiffs. It has, however, determined the damages at the rate prevailing at Satna, arid not at Lillosh (Calcutta) on 28-7-1947 when the contract was broken. In this view, it awarded to the plaintiffs, Ks. 1914/1/- for damages instead of Rs. 9524-9-0 is claimed. This appeal was accordingly filed by the plaintiffs for claiming the balance of Rs. 7610/8/-.

3. During the pendency of the appeal, Pannalal died on 17-2-1954 and his legal representatives were duly brought on record. Pyarelal meanwhile also died on 17-10-1954. An application for substitution of his legal representatives was filed on 20-1-1955 after the period of limitation. Another application for setting aside the abatement was filed on 25-2-1955. These applications were dismissed by an order of this Court on 28-3-1955, and a Letters Patent appeal from the order was also dismissed on 18-7-1955 in motion hearing. The appeal has thus abated so far as Pyarelal is concerned. The question is if it has abated as a whole.

4. There appears no doubt that the suit is governed by Section 45 of the Indian Contract Act, (Aet No. IX of 1872), which is reproduced below:

45. Devolution of joint rights.--When a person has made a promise to two or more persons jointly, then, unless a contrary intention appears from the contract, the right to claim performance rests, as between him and them, with them during their joint lives, and after the death of any of them, with the representative of such deceased person jointly with the survivor or survivors, and, after the death of the last survivor, with the representatives of all jointly.'

The plaintiffs were joint promisees, and therefore, had a joint right of suit, and consequently of appeal. Accordingly, on the death of one of them, the right to continue the appeal vested jointly in the survivors and the legal representatives of the deceased. In this connection, Ganeshmull v. Sohanlal, ILR 1955 Nag S3: (AIR 1956 Nag 111) (A), which was relied upon by the learned counsel for the appellants, has no application as it deals with the case of joint promisors and not of joint promisees. Therefore, the legal representatives of Pyarelal were necessary parities to the appeal.

5. It was, however, contended that the matter is governed by Order 30, Rule 4 of the Code of Civil Procedure as the plaintiffs were partners, and although they had instituted the suit in their own names, the firm as such was really the plaintiff. This contention was also raised in Hari Singh v. Karam Chand Kanshi Ram, ILR 8 Lah 1: (AIR 1927 Lah 115) (B), in which it was negatived on the ground that Order 30, Rule 4 of the Code of Civil Procedure did not apply as the suit was not instituted in the name of the firm. Whether or not, this view may be correct, it appears that Order 30, Rule 4 only deals with the form of suits land does not affect the question as to whether the representative of the deceased (party) was or was not a necessary party to the suit.

6. An attempt was also made to bring the case within the four-corners of Order 41, Rules 4 and 33 of the Code of Civil Procedure. In Malobi v. Gous Moh-mad, ILR 1948 Nag 509: (AIR 1949 Nag 91) (C), it was observed, following Ramphal Sahu v. Satdeo Jha, ILR 1940-19 Pat 870: (AIR 1940 Pat 346) (FB) (D) and Chvilam Muhammad v. Sherdilkhan, ILR 1942 Kar 435: (AIR 1942 Sind 157J (E) that Order 41, Rule 4 suggests that the rule was intended to apply to cases where all the plaintiffs or defendants were alive and only one or more of such plaintiffs or defendants had appealed from the decree. In this case Abdul Rah-man v. Girjesh Bahadur Pal, ILR 1938 All 350: (AIR 1938 All 235) (F) was not considered, in which it was observed that in applying Order 41, Rule 4 of the Code of Civil Procedure, there is no essential difference between--

(i) the case where some only of the plaintiffs or defendants, as the case may be, have appealed without impleading the others,

(ii) the case where all the plaintiffs or defendants have appealed and one of them dies and his heirs are not substituted, and

(iii) the case where some only of the plaintiffs have appealed and have impleadcd the non-appealing plaintiffs and the pro forma defendants having the same interests as the plaintiffs and one of the non-appealing plaintiffs or pro forma defendants dies and his heirs are not brought on the record.

Similar view was held in Mt. Krishna Dei v. Governor General in Council, AIR 1950 All 1 (G) and Halima Khatun v. Sashi Kumar Banik, AIR 1947 Cal 453 (H) although in tho latter case, it was doubted whether the rule would apply to cases where the persons who were not joined were necessary parties to the appeal. It appears to us that where it is impossible to proceed with the appeal in the absence of the legal representatives of the deceased, the appeal abates in toto despite the provisions in Order 41, Rule 4 or Rule 33 of the Code of Civil Procedure: See Moham-mad Favuq v. Azizul Hasan, AIR 1935 Oudh 329 (I) and Dhondo Khando v. Waman Ealwant, AIR 1945 Bom 126 (J).

7. If another view is held, it would exclude from the Code of Civil Procedure, Order 22, Rule 3. Therefore, while, as held in Sheo Govind v. Zahur Moham-mad, ILR 16 Luck 382: (AIR 1941 Oudh 155) (K), it would not be proper to read Order 41, Rule 4 out of the Code and nullify its effect, it would also not be proper to read it in a manner so as to exclude the operation of Order 22, Rule 3. The two provisions can be reconciled if Order 41, Rule 4, or for the matter of that, Rule 33, is held to apply only to cases where the legal representatives of the deceased are not necessary parties to the lis. As in the instant case, the legal representatives of the deceased appellant, Pyarelal, were necessary parties to the appeal and were not brought on record in his place, the abatement of the appeal as a whole cannot be saved on the basis of Order 41, Rule 4 or Rule 33 of the Code of Civil Procedure.

8. The appeal accordingly is dismissed. There shall, however, be no order as to costs.


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