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Pandab Panigrahi and ors. Vs. Mst. Laxmi Misrani and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtOrissa High Court
Decided On
Case NumberFirst Appeal No. 28 of 1970
Judge
Reported inAIR1979Ori64; 46(1978)CLT215
ActsHindu Women's Right to Property Act, 1937 - Sections 3(2)
AppellantPandab Panigrahi and ors.
RespondentMst. Laxmi Misrani and ors.
Appellant AdvocateB.K. Pal, Adv.
Respondent AdvocateR.N. Sinha and ;S.N. Sinha, Advs.
DispositionAppeal dismissed
Cases ReferredMt. Khatrani Kuer v. Smt. Tapeshwari Kuer
Excerpt:
- motor vehicles act, 1988 [c.a. no. 59/1988]section 173(1) proviso; [d. biswas, amitava roy & i.a.ansari, jj] appeal without statutory deposit but within limitation/or extended period of limitation maintainability - held, if the provision of a statute speaks of entertainment of appeal, it denotes that the appeal cannot be admitted to consideration unless other requirements are complied with. the provision of sub-section (1) of section 173 permits filing of an appeal against an award within 90 days with a rider in the first proviso that such appeal filed cannot be entertained unless the statutory deposit is made. the period of limitation is applicable only to the filing of the appeal and not to the deposit to be made. it, therefore, appears that an appeal filed under section 173 cannot..........thereof.2. one banamali was the common ancestor of the parties. he has three sons being basudeb, durga prasad and debi prasad, basudeb died sometime in 1928 while the other two died in 1952 and 1953 respectively. on. 5-7-1933' under a registered deed of partition to which kali prasad. durga prasad and debi prasad were parties, each party was given one-third share in banamali's properties. in the same partition, the one third share allotted to durga prasad was sub-divided between himself and (his) only son bhabani (defendant no. 12) each getting one-sixth share. the onesixth share allotted to durga prasad is the 'kha' schedule property of the partition deed and the property in bhabani's share was shown in 'ga' schedule thereof. after the partition, durga prasad acquired certain more.....
Judgment:

R.N. Misra, J.

1. Defendants have appealed against the decree given by the learned Subordinate Judge of Sambalpur declaring plaintiff's title to the 'B' Sch. property and recovery of possession through court thereof.

2. One Banamali was the common ancestor of the parties. He has three sons being Basudeb, Durga Prasad and Debi Prasad, Basudeb died sometime in 1928 while the other two died in 1952 and 1953 respectively. On. 5-7-1933' under a registered deed of partition to which Kali Prasad. Durga Prasad and Debi Prasad were parties, each party was given one-third share in Banamali's properties. In the same partition, the one third share allotted to Durga Prasad was sub-divided between himself and (his) only son Bhabani (defendant No. 12) each getting one-sixth share. The onesixth share allotted to Durga Prasad is the 'Kha' schedule property of the partition deed and the property in Bhabani's share was shown in 'Ga' schedule thereof. After the partition, Durga Prasad acquired certain more properties. Defendant No. 12 looked after the properties of the plaintiff as she had become disabled on account of old age. Plaintiff came to learn that the said defendant No. 12 had allowed defendants 1 and 2 to be in possession of certain properties and those two defendants in their turn had allowed defendants 5 to 11 also to possess properties along with them. She maintained that defendant No. 12 was not entitled to any share in the properties left behind by Durga Prasad and plaintiff was the only legal heir.

3. Defendants 1, 2 and 6 to 11 filed a joint written statement and disputed plaintiff's claim to the property. Defendants 15 and 20 also filed separate written statements on the same line.

4. The point that arose for consideration was essentially one of law, namely, where the property belonged to a male owner who had a widow and a son and in a partition, the male owner and his son were allotted a moiety share each with no sh'are for the widow, whether after the death of the male owner, the separated son would be entitled to a share or the widow would succeed. The learned Subordinate Judge has decreed the suit holding that the widow was entitled to the entire property to the exclusion of the separated son. In this appeal by the defendants that position of law is assailed.

5. There is no dispute that the property that fell to Durga Prasad in the partition of 5-7-1933 was divided between him and his son (defendant No. 12). Durga Prasad died in 1952 and the property in dispute is admittedly Durga Prasad's. Plaintiff is also admittedly the widow of Durga Prasad. The provisions of the Hindu Women's Rights to Property Act of 1937 apply to the facts of the case. Relying on a Bench decision of the Nagpur High Court in the case of Bhaoo-rao v. Chandrabhagabai, AIR 1949 Nag 108, it has been contended that defendant No. 12 was entitled to the entire property to the exclusion of the widow. Hidayatullah, J, as the learned Judge then was, spoke for the Division Bench thus:--

'The dispute here is not between divided and undivided sons but between the widow of the father and a separated son who is now represented by his sons. Further the dispute is not about the self-acquired property of Pandurang but about the separate property in the sense of the share allotted to a coparcener on partition. The position of a widow vis-avis a separated son is discussed by Mulla in Sections 340 and 341 of his book. According to the learned author, the effect of a partition is to dissolve the coparcenary with the result that the separating members hold their respective shares as their separate property and the share of each member passes on his death to his heirs. The position of the divided son is superior to that of the widow. The learned author says that if there be no undivided son, the divided son is entitled to succeed to the self-acquired property in preference to his father's widow. No distinction is made between self-acquired property and property obtained on partition as a separate share ......''

The ratio in the Nagpur decision was considered by a Bench of this Court in the case of Visalamma v. Jagannadha Rao, AIR 1955 Orissa 160. The Division Bench differed from the ratio and held that the property which came on partition to the male owner and after him was held by the widow was joint family property and Section 3(2) of the 1937 Act applied. The Court, therefore, concluded that the disputed properties were joint family properties within the meaning of Section 3(2) of the said Act and after the death of the male owner, the widow was entitled to the same interest (herein which the male owner had, i.e. the entire sixteen annas interest. The separated son had no share therein.

Counsel for the appellants tried to distinguish the Bench decision of this Court by contending that the Orissa decision dealt with a case to which the Madras School of Hindu Law applied. We do not think, the distinction asked to be drawn has any basis. In the case of Smt. Jana v. Smt. Parvati, AIR 1958 Bom 346, the ratio in the Orissa case was applied without any reservation. The selfsame view has been taken in a later Bombay case being Parwati v. Janabai, AIR 1969 Bom 77. The Nagpur decision (AIR 1949 Nag 108) was not followed by the Madhya Pradesh High Court in the case of Jhangalu Shivcharan v. Pancho Bai Shivcharan, AIR 1968 Madh Pra 172. It was pointed out that the application of Section 3(2) of the 1937 Act had not at all been considered in the Nagpur case and, therefore, an erroneous conclusion had been reached. In the cases of Onnamalai Ammal v. Seethapathi Reddiar, AIR 1961 Mad 90 and Commr. of Income-tax, Madras v. S.S. Thiagarajan Shivali, AIR 1964 Mad 58, the Bench decision of this Court has also been approved. A Full Bench of the Patna High Court in the case of Mt. Khatrani Kuer v. Smt. Tapeshwari Kuer, AIR 1964 Pat 261, followed the ratio in the Orissa case. We are inclined to hold that the Nagpur view is not in consonance with the judicial opinion of different High Courts on the point and the distinction attempted to be drawn by appellants' counsel that the Bench of this Court had come to its conclusion by applying the Madras School of Hindu Law is not a correct one. The ratio has been applied by different High Courts where the special rules of the Madras School of Hindu Law are not in vogue. The observation quoted by Hidayatullah, J. as the learned Judge then was, from Mulla's Hindu Law, therefore, does not represent the correct state of the legal position. Where the male owner had separated from his son and left behind a widow, and the provisions of Hindu Women's Rights to Property Act, 1937, apply, the separated son would not be entitled to any share and the entire property will go to the widow by application of Section 3(2) of the Act of 1937 Plaintiff, therefore, has been rightly given a decree and defendant No. 12 or the other defendants claiming through him have no share in Durga Prasad's property. There is no merit in the appeal. It is accordingly dismissed with costs throughout.

B.K. Ray, J.

6. I agree.


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