Skip to content


Raj Kumar and ors. Vs. Mutsaddi Lal and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtPunjab and Haryana High Court
Decided On
Case NumberFirst Appeal No. 130 of 1947
Judge
Reported inAIR1952P& H190
ActsCode of Civil Procedure (CPC) , 1908 - Order 9, Rule 8 - Order 17, Rule 2
AppellantRaj Kumar and ors.
RespondentMutsaddi Lal and ors.
Appellant Advocate Tek Chand and; Lakshmi Chand, Advs.
Respondent Advocate Shamair Chand and; N.C. Mehra, Advs.
DispositionAppeal dismissed
Cases ReferredChhatrapat Singh v. Kharag Singh
Excerpt:
.....226 and 227 of constitution, if any order/judgment/decree is passed in exercise of jurisdiction under article 226, a writ appeal will lie. but, no writ appeal will lie against a judgment/order/decree passed by a single judge in exercising powers of superintendence under article 227 of the constitution. - shiv dev singh',air (34) 1947 lah 102, where it was held that if two suits are brought on the same cause of action against the defendants by the same plaintiffs but on different dates and one suit is dismissed for default the second suit is barred because no man should be allowed to sue on the same cause of action twice as it offends against the well known maxim that no man shall be twice vexed with one and the same cause of action, and that the institution of and trial of the..........one of them being that he was adopted by the adoptive father and not by the widow. the second suit brought during the pendency of the first suit was a gross abuse of the process of the court and was not maintainable.' 8. mr. shamair chand also relied on a judgment of the lahore high court in 'amir din shahab din v. shiv dev singh', air (34) 1947 lah 102, where it was held that if two suits are brought on the same cause of action against the defendants by the same plaintiffs but on different dates and one suit is dismissed for default the second suit is barred because no man should be allowed to sue on the same cause of action twice as it offends against the well known maxim that no man shall be twice vexed with one and the same cause of action, and that the institution of and trial.....
Judgment:

Kapur, J.

1. This is a plaintiffs' appeal against a judgment and decree of Mr. Ghulam Rabbani, Senior Subordinate Judge, Ambala, dismissing the plaintiffs' suit with costs.

2. In order to understand the case a reference may be made to the pedigree-table which is as follows:

KALLU MAL

_________________|___________________

| |

Jagan Nath Pars Ram

| |

Munna Lal Sunder Lal

__________|_________ |

| | Raj Kumar

Ram Kishan Jai Kishan (plaintiff 1.)

(plaintiff 2) (plaintiff 3)

3. Munna Lal the father of plaintiffs Nos. 2 and 3, who is an Aggarwal Bania of Jagadhri mortgaged the land in suit for Rs. 7,000/- to Mutsaddi Lal defendant No. 1. On the 18th October 1938 Munna Lal sold the property to Mansa Ram and others for Rs. 13,000/-, out of which Rs. 7,000/- were paid by the vendees to the previous mortgagee.

4. On the 29th January 1944 the present plaintiffs through one Raghbir Saran filed a suit against the present defendants for a declaration that the mortgage deed and the sale-deed executed by Munna Lal would be null and void as against the rights of the plaintiffs and that they are the owners and possessors of the land in dispute. On the 19th April 1944 a number of issues were framed and the suit was adjourned to the 6th May 1944 for the filing of the list of witnesses etc. The case was ultimately adjourned to the 21st August 1944, but as no evidence for the plaintiffs was present the case was fixed for the 23rd and 24th October 1944. Again on the 23rd October 1944 the plaintiffs' evidence was not present, nor had they summoned any. The plaintiffs made an application for permission to bring a fresh suit but this was rejected by the learned Senior Subordinate Judge on the 10th November 1944 and the case was then fixed for the evidence of the plaintiffs for the 23rd November 1944. On that date the plaintiffs' pleaderappeared and stated that he had no further instructions and the Court therefore dismissed the suit under Order 9, Rule 8 read with Order XVII, Rule 2 of the Civil P. C.

5. On the 2Ist November 1944 another suit was brought by the plaintiffs through another next friend Jadu Rai son of Maqsudan Das. An objection was taken by the defendants that the suit was barred on various grounds and an issue was framed:

'Is the present suit legally maintainable?'

The learned Judge decided against the defendants and held that the suit was maintainable, and was not barred under Order IX, Rule 9 of the Civil P. C. or on the principle of 'res judicata'.

6. The suit was then tried on merits and ultimately the suit was dismissed on the ground that the special custom set up by the plaintiffs had not been proved and that as plaintiffs Nos. 2 and 3, who are the sons of Munna Lal, were not born when the alienations took place they could not bring the present suit under Hindu Law. The plaintiffs have filed an appeal to this Court.

7. We decided to hear in the first instance the objection of the defendants, now respondents, that the suit is not maintainable. For the respondents reliance was placed on a Single Bench judgment of this Court 'HARNAM SINGH v. BAKHSHISH SINGH', 53 Pun L R 313, where it was held:

'Where a man had brought a suit for being declared as the legally adopted son of his adoptive father on the ground of adoption by the widow of the father cannot be allowed to withdraw that suit after the stage of evidence has come and try to proceed with another suit which he had brought with slight variations in his allegations, one of them being that he was adopted by the adoptive father and not by the widow. The second suit brought during the pendency of the first suit was a gross abuse of the process of the Court and was not maintainable.'

8. Mr. Shamair Chand also relied on a judgment of the Lahore High Court in 'amir din shahab din v. Shiv dev singh', AIR (34) 1947 Lah 102, where It was held that if two suits are brought on the same cause of action against the defendants by the same plaintiffs but on different dates and one suit is dismissed for default the second suit is barred because no man should be allowed to sue on the same cause of action twice as it offends against the well known maxim that no man shall be twice vexed with one and the same cause of action, and that the institution of and trial of the second suit amounted to an abuse of the process of the Court. In reply Mr. Lakshmi Chand relied on a judgment of the Lahore High Court in 'Mangi Lal v. Radha Mohan, AIR (17) 1930 Lah 599 (2), and also on a judgment of their Lordships of the Privy Council in 'Chhatrapat Singh v. Kharag Singh, 44 Cal 535 (PC), where Sir Lawrence Jenkins observed:

'This case illustrates the peril of this doctrine in India, for what has been treated by the Courts below as such an abuse appears to their Lordships in no way to merit this censure.'

9. I had an occasion to discuss all these cases in 'HARNAM SINGH v. BAKHSHISH SINGH', 53 Pun L R 313, a case which I have referred to above, and there I said in regard to these various principles as follows:

'Individually no doubt these principles may be dangerous to apply, but in the circumstances of this case where a man had brought a suit for being declared as the legally adopted son of his adoptive father on the ground of adoption by the widow of the father cannot be allowed to withdraw that suit after the stage of evidence has come and try to proceed with another suit which he had brought with slight variations in his allegations, one of them being that he was adopted by the adoptive father and not by the widow.'

I am still of that opinion. As I have shown, in the present case the plaintiffs had been given one opportunity and then another to bring their evidence and on the 23rd November 1944 when they did not have their evidence they made an application for the withdrawal of the suit with permission to bring another suit, but this was refused and they brought another suit on the same cause of action but with only a slight variation that they pleaded special custom. In the circumstances of this case I would apply the rule that was laid down in 'HARNAM SINGH'S CASE', and I hold that it would be a gross abuse of the process of the Court if the plaintiffs were allowed to bring suits in the manner that they have done.

10. I would therefore dismiss this appeal with costs throughout.

Falshaw, J.

11. I agree..


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