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The State of Kerala and ors. Vs. Motor and General Finance Ltd. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal Nos. 1638 and 1639(N) and 1195 and 1196 of 1974
Judge
Reported inAIR1976SC2332; (1976)2SCC876; 1975(7)LC927(SC)
AppellantThe State of Kerala and ors.;motor and General Finance Ltd.
RespondentMotor and General Finance Ltd.;The State of Kerala and ors.
Appellant Advocate V. S. Desai, Sr. Adv. and; Vineet Kumar, Adv
Respondent AdvocateS.B.Wad Adv.
Prior historyFrom the Judgment and Order dated June 14, 1974 of the Kerala High Court at Ernakulam in Writ Petition Nos. 67 and 68 of 1974
Excerpt:
civil - attachment - court passed common judgement for appeals filed by both parties - in matter of attachment of chasis proper remedy available to aggrieved party is to institute suit in proper court to establish its right or claim. - [b.p. sinha, c.j.,; j.c. shah,; j.r. mudholkar,; k. subba rao,; m. hidayatullah, jj.] the ruler of the state of sant had issued a tharao dated 12th march 1948, granting full right and authority to the jagirdars over the forests in their respective villages. pursuant to the agreement dated march 19, 1948, the state of sant merged with the dominion of india. on october 1, 1948, shree v. p. menon, secretary to the government of india, wrote a letter to the maharana of sant state expressly declaring that no order passed or action taken by the maharana before..........of the other a revision may be filed before the board. the board shall try to dispose off the revision petitions as soon as possible.(3) counsel for the state of kerala submitted, and in our opinion, rightly that invoking the writ jurisdiction of the high court in the matter of attachment of the chassis is not the proper remedy. the remedy available in law to the aggrieved party is one of instituting a suit in a proper court. the aggrieved party, therefore, after the fresh disposal of the matter by the tehsildar and the board will, if necessary, institute a suit or suits to establish its right or claim to the chassis or to the attachment or sale thereof.(4) the order of this court dated 10-9-1974 passed in c.m.p. nos. 5452-5453/74 5452-5453/74 directing m/s. motor & general finance.....
Judgment:

N.L. Untwalia, J.

1. In our view these appeals should be disposed off in the manner stated below. Counsel for the parties also agreed to this.

(1) The appellants are allowed to withdraw their respective appeals as prayed for by them.

(2) The direction given the High Court in the writ appeals for filing fresh petitions before the Tehsildar objecting to the attachment of the 31 chassis will have to be followed. Two petitions in pursuance of the said direction, as stated at the Bar, have already been filed before the Tehsildar. One of them has been disposed off by him and a revision before the Board is pending. On the disposal of the other a revision may be filed before the Board. The Board shall try to dispose off the revision petitions as soon as possible.

(3) Counsel for the State of Kerala submitted, and in our opinion, rightly that invoking the writ jurisdiction of the High Court in the matter of attachment of the chassis is not the proper remedy. The remedy available in law to the aggrieved party is one of instituting a suit in a proper court. The aggrieved party, therefore, after the fresh disposal of the matter by the Tehsildar and the Board will, if necessary, institute a suit or suits to establish its right or claim to the chassis or to the attachment or sale thereof.

(4) The order of this Court dated 10-9-1974 passed in C.M.P. Nos. 5452-5453/74 5452-5453/74 directing M/s. Motor & General Finance Ltd. appellants in C.A. Nos. 1195-1196/74 1195-1196/74 , to furnish bank guarantee in the sum of Rs. 15 lakhs will have to complied with. The Bank guarantee in the sum of Rs. 10.5 lakhs already furnished with the District Collector, Ernakulam shall continue and a further bank guarantee in the sum of Rs. 4.5 lakhs will be furnished with the District Collector, Ernakulam within six weeks from today. The bank guarantees so furnished shall be operative and remain in force till after six weeks of the fresh disposal of the attachment matter by the Tehsildar and the Board as mentioned in Clause 2.

(5) There will be no order as to costs.


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