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Jatanlal and anr. Vs. Union of India (Uoi) and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Regular Second Appeal No. 175 of 1963
Judge
Reported in1971WLN578
AppellantJatanlal and anr.
RespondentUnion of India (Uoi) and anr.
DispositionAppeal dismissed
Cases ReferredUnion of India v. The West Punjab Factories Ltd.
Excerpt:
damages - whether endorsee of railway receipt can file suit for damages against railway.;the present plaintiff's neither being the consignors nor the consignees nor the owners of the goods but being merely the endorsees of the railway receipt cannot maintain a suit for damages against the railway.;a commission agent making some advances to the owner of the goods cannot become owner of the goods and cannot file a suit against the railway. - section 2(k), 2(1), 7 & 40 & juvenile justice (care and protection of children) rules, 2007, rule 12 & 98 & juvenile justice act, 1986, section 2(h): [altamas kabir & cyriac joseph, jj] determination as to juvenile - appellant was found to have completed the age of 16 years and 13 days on the date of alleged occurrence - appellant was arrested on..........in the name of another person.the true test for determining the competence of the plaintiffs to file a suit for damages is whether the plaintiffs have succeeded in establishing that they have acquired ownership of the goods which are tendered of the railway for despatch and suffered damages on account of the loss and shortage of goods in transit. on 'applying' this test, i have no doubt that the present plaintiffs neither being the consignors nor the consignees nor the owners of the goods but being nearly the endorsees of the railway receipt cannot maintain a suit for damages against the railway.7. mr. lodha, however, contended that as the plaintiffs 'paid' rs. 7,000/- to the bank-and obtained endorsement of the railway receipt in their favour and, therefore/the plaintiffs have.....
Judgment:

L.N. Chhangani, J.

1. This is plaintiff's second appeal and is directed against the appellate judgment and decree of the District Judge, Ajmer dated 22-1-1963. accepting the defendant-respondents' appeal and dismissing the plaintiffs' suit.

2. The relevant facts are these. On 21-4-1952, 160 bags of Laddu Jagreer (Gur) weighing 404 mds. and 25 bags of 'Khandsari' sugar weighing 216 mds. 30 Srs. were tendered by firm Brahmanand Sadhuram of Sambal-Hatim Sarai for conveyance to Nasirabad. The goods were accepted by the staff of the Railway under No. 1 NR 733681. In the Railway Receipt the consignor mentioned the consignee as self. The Railway Receipt with a hundi for Rs. 7,000/- was sent by consignor to the United Commercial Bank, Ajmer. The plaintiffs firm Ghisalal Jatanlal who carry on business as Commission Agent paid Rs. 7,000/- to the Bank and obtained an endorsement of the Railway Receipt in their favour. Subsequently, the plaintiffs obtained delivery of the goods but there was shortage of goods. The plaintiffs, therefore, filed a suit against the. Union of India, through, the General Manager, Western Railway, Bombay and the General Manager, Northern Railway, Delhi, for damages.

3. The suit was resisted by the defendants on various, grounds One of the defences was that the plaintiff was pot the consignee and could not file the suit.

4. The trial court, after recording evidence, decreed the plaintiffs, suit. The defendants filed an appeal before the District Judge, Ajmer. The District Judge, Ajmer agreed with the trial court on some of the issues. Dealing with the controversy relating to the competence of the plaintiffs, to file the suit, the first appellate court found that the plaintiffs were mere commissioned agents & that they did not acquire ownership in the goods, that the consignor continued to remain owner of the goods and consequently, it held that the plaintiffs were not competent to file the suit. On this finding, the District Judge accepted the defendants appeal, reversed the decree of the trial court and dismissed the plaintiffs' suit. The plaintiffs have filed the present second appeal.

5. I have heard the learned Counsel for the parties.

6. The plaintiff Jatanlal's statement is quite clear and unambiguous. He stated that the plaintiffs did not purchase the Roods at all and; the same had come to be sold in their 'adat' and that a statement of account was sent to Brahmanand Sadhuram consignor.' From this statement of one of the plaintiffs and the record of the case it is clear that the plaintiffs were neither the consignor nor the consignee nor did they acquire any ownership or title in the goods. They were merely endorsees of the Railway Receipt The question of law that arises for determination is : whether the plaintiffs can maintain a suit for the recovery of damages. In the Union of India v. The West Punjab Factories Ltd. : [1966]1SCR580 the Supreme Court summed up the legal position as follows:

Ordinarily, it is the consignor who can sue if there is damage to the consignment, for the contract of carriage is between the consignor and the railway administration. Where the property in the goods carried has passed from the consignor to some-one else, that other person may be able to sue.... It is true that a railway receipt is a document of title to goods covered, by it, but from that alone it does not follow-, where the consignor and consignee are different that the consignee is necessarily the owner of goods and the consignor in such circumstances can never, be the owner of the goods. The mere fact that the consignee is different from consignor does not necessarily pass title to the goods from the consignor to the consignee, and the question whether title to goods has passed to the consigned will have to be decided on other evidence. It is quite possible for the consignor to retain title in the goods himself while the consignment is booked in the name of another person.

The true test for determining the competence of the plaintiffs to file a suit for damages is whether the plaintiffs have succeeded in establishing that they have acquired ownership of the goods which are tendered of the railway for despatch and suffered damages on account of the loss and shortage of goods in transit. On 'applying' this test, I have no doubt that the present plaintiffs neither being the consignors nor the consignees nor the owners of the goods but being nearly the endorsees of the railway receipt cannot maintain a suit for damages against the railway.

7. Mr. Lodha, however, contended that as the plaintiffs 'paid' Rs. 7,000/- to the Bank-and obtained endorsement of the Railway Receipt in their favour and, therefore/the plaintiffs have acquired some interest in the goods and should be held competent to file the suit. I am unable to accept this argument. The suit was taken by the plaintiffs as commission agents on behalf of the firm Brahmanand Sadnuram. A Commission agent making some advances to the owner of the goods cannot become owner of goods and cannot file a suit against the railway.

8. It was also contended that the defendants did not take up a specific plea that ownership did not pass to the plaintiffs. This argument also cannot be accepted. It was for the plaintiffs, in the first instance, to have specifically averred that the title and ownership of the goods had been transferred to the plaintiffs and that the plaintiffs were, therefore, in a position to file the suit. Be that as it may, it is now clear on the record that the plaintiffs were mere commission agents and were not owners of the goods and therefore, they were not competent to file the suit. The appeal was rightly accepted by the District Judge and the suit was properly dismissed.

9. No case for interference has been made out. The appeal fails and is hereby dismissed Considering the circumstances of the case, the parties are left to bear their own costs.

10. The prayer for leave to appeal under Section 18 of the Rajasthan High Court Ordinance is refused.


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