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Panda Bairagulu and anr. Vs. Moparti Venkayya - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1892)2MLJ112
AppellantPanda Bairagulu and anr.
RespondentMoparti Venkayya
Cases ReferredViraraghava v. Subbakka
Excerpt:
- - but it is not authority for the position that a suit to declare that a decree has been satisfied will lie.1. the suit has been dismissed on the ground that the matter in question, viz., the satisfaction of the decree, is a matter which should be dealt with by the court in execution of the decree and not by a separate suit.2. it is clear that it is of this nature. the effect of section 258 of the civil procedure code is only to exclude proof of an uncertified agreement in execution proceedings. it does hot limit the operation of section 244. the case in i. l. r 5 m 397, viraraghava v. subbakka, is cited by the appellant's pleader. this case shows that an action for the breach of the contract to certify adjustment of the decree may be brought. but it is not authority for the position that a suit to declare that a decree has been satisfied will lie. the appeal is dismissed with costs.
Judgment:

1. The suit has been dismissed on the ground that the matter in question, viz., the satisfaction of the decree, is a matter which should be dealt with by the court in execution of the decree and not by a separate suit.

2. It is clear that it is of this nature. The effect of Section 258 of the Civil Procedure Code is only to exclude proof of an uncertified agreement in execution proceedings. It does hot limit the operation of Section 244. The case in I. L. R 5 M 397, Viraraghava v. Subbakka, is cited by the appellant's pleader. This case shows that an action for the breach of the contract to certify adjustment of the decree may be brought. But it is not authority for the position that a suit to declare that a decree has been satisfied will lie. The appeal is dismissed with costs.


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