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Shri Bilas Singh Alias Ram Bilas Ojhas Vs. State of Bihar - Court Judgment

LegalCrystal Citation
SubjectCommercial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1113 of 1967
Judge
Reported inAIR1972SC2054; (1972)2SCC589; 1973(5)LC225(SC)
AppellantShri Bilas Singh Alias Ram Bilas Ojhas
RespondentState of Bihar
Appellant Advocate A.K. Nag, Adv
Respondent Advocate U.P.Singh,Adv.
Cases ReferredHolt v. Jesse
Prior historyFrom the Judgment and Order dated December 7, 1965 of the Patna High Court in A.F.O.D.No. 258 of 1960
Excerpt:
- indian penal code, 1890 sections 300, 304 part i & 149: [dr. arijit pasayat & ashok kumar ganguly,jj] murder or culpable homicide proof - appellants allegedly assaulted complainants father and brother - incident took place after sudden quarrel when bullocks belonging to accused damaged crops in field of complainant held, though witnesses stated that there was initial exchange of hot words and quarrel before appellants went inside and came back with arms, they have fairly accepted that exchange of hot words and quarrel was continuing and immediately i.e. in less than two and three minutes they came back. therefore, appropriate conviction would be under sections 304 part i and 149. - the court was unwilling to give a general licence to undo what they did inside the court, because..........to matraria & matraria distributors is nullified by the schedule in the plaint which referred to work in matraria & matraria branches. the plaintiff appellant in oral evidence stated that his claim was inter alia for costs of the earth work with lead and lift in matraria distributory and also of matraria branch. the plaintiff appellant's further evidence was that the distributory was dug out near the site of the old sathi canal. the plaintiff appellant further said in oral evidence that the state of bihar produced one measurement book of matraria but did not produce the other books. there is no affidavit by the appellant himself as to what instructions he gave there is no statement by counsel that there was any misapprehension. if there was any misapprehension it was open to the.....
Judgment:

Ray, J.

1. This is an appeal by certificate from the judgment dated 7 December, 1965 of the High Court of Patna decreeing the appellant's suit in part and setting aside the judgment of the Additional Subordinate Judge dismissing the suit of the appellant.

2. The appellant filed a suit for the sum of Rs. 167017/- as balance due to the appellant for earth work done for cutting canal and raising embankments for a project known as Balwa Sathi Distributory.

3. On 1 April, 1951 the appellant's tender was accepted and the contract for construction work was entered into. The work was completed in the month of June, 1952. The appellant claimed his total dues to be Rs. 5,09,053/-. The appellant's case was that he was paid Rs. 3,42,036/-. The appellant filed the suit for the balance sum of money.

4. One of the principal issues was whether the mode of measurement adopted by the defendant was correct and proper. There are two types of measurement for construction work. One is called the pit measurement. The other is called sectional measurement. These types are for measuring the total earth work done. The contract did not specify which type of measurement was to be adopted. The trial Court came to the conclusion that there was an implied contract between the parties that the pit measurement was applicable in the present case. The High Court upheld that conclusion. This finding of the High Court was not challenged in this Court.

5. Counsel on behalf of the appellant only contended that items 2, 3, 8 and 9 in the schedule of works executed by the appellant as particularised in the annexure to the plaint should have been allowed and decreed by the High Court. Item No. 2 is for extra lift on earth work recorded in measurement books amounting to Rs. 3870/-. Item No. 3 is for extra lead recorded in measurement book amounting to Rs. 3000/-. Item No. 8 is for earth work done in matraria Branch amounting to Rs. 5597/-. Item No. 9 is for earth work done in Matraria Branch amounting to Rs. 33929/-. The defendant in the written statement denied that the appellant was entitled to the alleged sums. The defendant further alleged that the earth work done by the appellant has been measured up completely with all lead and lift and finally paid for.

6. The High Court recorded in the judgment that items No. 6 to 10 in the schedule to the plaint were given up and not pressed. Therefore items No. 8 and 9 in the schedule are rot open to be canvassed. Counsel for the appellant submitted that those items were given up because of misapprehension of counsel. Reliance was placed on the decision in Holt v. Jesse (1) L.R. 3 Ch. D. 177. There the action came up for hearing. The defendant by his counsel submitted to account for all moneys. As application was later on made that counsel and solicitors who appealed for the defendant had misapprehended and mistaken their instructions, and were not authorised to give their consent. If all the information which counsel ought to have when he gives a consent is not before him, the Courts find out whether the unfortunate client should be bound by such misapprehension. In the English case, counsel who asked the court to decide did not say that they were not in possession of every material which was necessary to their consent in the case. The court was unwilling to give a general licence to undo what they did inside the Court, because they did not like it.

7. In the present case in the application for leave to appeal it was alleged that at the bar the claim as per items No. 8 and 9 were given up and not pressed on account of the misapprehension that these were not covered by the contract which related to the construction of Balwa Sathi Distributory only and not to the matraria and Matraria Distributories. The application for leave to appeal to this Court was affirmed by an affidavit of Anjani Kumar Sinha. He describes himself as a Pairvikar of the appellant. He states in the affidavit that the facts are true to his knowledge. He further says that there was and there could be no concession. But he does not say what instructions were given nor does he say as to how there was any misapprehension. The allegation by the deponent that items 8 and 9 were misapprehended and were not covered by the contract not related to matraria & Matraria Distributors is nullified by the schedule in the plaint which referred to work in matraria & Matraria Branches. The plaintiff appellant in oral evidence stated that his claim was inter alia for costs of the earth work with lead and lift in Matraria Distributory and also of matraria Branch. The plaintiff appellant's further evidence was that the Distributory was dug out near the site of the old Sathi canal. The plaintiff appellant further said in oral evidence that the State of Bihar produced one measurement book of matraria but did not produce the other books. There is no affidavit by the appellant himself as to what instructions he gave There is no statement by counsel that there was any misapprehension. If there was any misapprehension it was open to the appellant and his counsel and agents to bring to the notice of the High Court that the claim was given up on account of misapprehension. The High Court would have dealt with that allegation. This Court is denied not only the benefit of affidavit evidence on the point but also the opinion of the High Court on that question. The appellant cannot be allowed to turn around at this stage and resile from the position which was solemnly adopted by counsel for the appellant before the High Court.

8. As far items No. 2 and 3 were concerned the High Court held that no evidence was led by the appellant to justify any of the claims. In the absence of proof of claim the High Court rightly rejected the claims on account of items No. 2 and 3.

9. The High Court decreed the appellant's suit for Rs. 43513/-. The High Court allowed interest at the rate of 6% per annum pendentelite and further interest. The suit was instituted in the year 1955. The interest at that rate upto this date will be a large sum of money. We are, therefore, modifying the High Court decree by allowing the appellant interest at the rate of 3% per annum pendentelite from the date of the institution of the suit upto the date of the decree of the High Court. There will be no further interest. There is no merit whatever in this appeal. The appeal fails and is dismissed. In view of the fact that we have reduced that rate of interest parties will pay and bear their own costs in this Court. The decree for the costs made by High Court is however not disturbed.


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