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Kota Perundavitayar Ammal Vs. Rottala Nammalwar Chetti and anr. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Reported in(1895)5MLJ203
AppellantKota Perundavitayar Ammal
RespondentRottala Nammalwar Chetti and anr.
Cases ReferredIchha Dhanji v. Natha I.L.R.
Excerpt:
.....mentioned. clear condition in contract that purchasers would have to definitely deposit balance amount by date stipulated in contract for sale show that time was essence of contract. - but whether a particular transaction is a 'loan' or a deposit is clearly a question of fact to be decided upon the evidence in each case and if ichha dhanji v......the notice of wilson and o'kenealy j.j.7. the ruling in the bombay case seems almost to imply that money deposited with a banker under an agreement that it shall be payable on demand is in point of law to be treated as money lent and not as deposited. but doubt was thrown upon a very similar proposition in pott and clegg (16 maud, w 321) by pollock, g. b. who referring to the facts there, observed :--'i must certainly with considerable doubt and diffidence, confess the hesitation of my own opinion whether there is not a special contract between the banker and his customer as to the money deposited, which distinguishes it from the ordinary case of a loan of money. it seems to me that it is a question for the jury, who ought to decide what is the liability of the banker, and whether the.....
Judgment:

1. This is a case referred by the 2nd Judge of the Court of Small Causes at Madras under Section 617 of the Civil Procedure Code, and the question submitted for our decision is whether the suit is governed by Article 59 of Schedule II of the Limitation Act or by Article 60.

2. So far as we have been able to gather the facts of the case from the statement of the Judge, they seem to be as follows.:--The father of the defendants carried on business as a shopkeeper and banker and the plaintiff's husband deposited with him certain sums of money on the distinct understanding that they were to be repaid with interest on demand. The circumstances that the depositor was a near relative of the banker, and the moneys in question (which were the depositor's savings) were handed over to the banker under the advice and at the suggestion of the banker himself, seem to be mentioned by the Judge in the statement of facts, if we understand him rightly, for the purpose of shewing that there was something in the nature of confidence reposed by the depositor in the banker, and that the transaction was not a simple loan, but a deposit made under special circumstances.

3. If Article 59 applies the suit is barred, the transaction having taken place more than three years before the date of the plaint. But if the case is governed by Article 60 the suit is in time, the suit having been instituted within three Years from the date of the demand.

4. For the defendant, it is urged, that the money in question is 'money lent' within the meaning of Article 59 and Ichha Dhanji v. Natha I.L.R. (1888) B. 338 is relied on as supporting this contention. For the plaintiff it is argued that regard being had to all the circumstances of the case, the transaction should be held to be a deposit falling under Article 60 as laid down in Ishar Chandar Bahaduri v. Jibdn Kumari Bi Bi I. L. R. (1888) C. 25 We agree in the latter contention. Article 59 should be limited to cases of simple loans not falling within the class of transactions specifically provided for by Article 60. There can be no doubt that an essential distinction exists between loans pure and simple to be paid back on demand and deposits with a banker similarly repayable. ,

5. This distinction is noticed and recognised in He Tidd, Tidd V. Overell where North, J. cites a passage from Potheir in support of his opinion, and adds that that passage equally expresses the law of England on that point under consideration. The statement of the law by Pothier runs thus 'where a man deposits money in the hands of another, to be kept for his use, the possession of the custodian ought to be deemed the possession of the owner, until an application and refusal, or other denial of the right; for until then there is nothing adverse, and I conceive that upon principle, no action should be allowed in these cases without a previous demand; consequently, that no limitation should be computed further back than such demand.

6. This is also in substance the view taken by Wilson and O'Kenealy, J.J., in Ishar Chunder Bahaduri v. Jiban Kumari Bi Bi (1889) I. L. R.: 16.C. 535 the case referred to above, however, seems to be in conflict with the decision of Sargent C. J., and Nanabkai Haridas J. in Ichha Dhanji v. Natha I. L. R. (1889) .C. 535 decided the year before but which does not appear to have been brought to the notice of Wilson and O'Kenealy J.J.

7. The ruling in the Bombay case seems almost to imply that money deposited with a banker under an agreement that it shall be payable on demand is in point of law to be treated as money lent and not as deposited. But doubt was thrown upon a very similar proposition in Pott and Clegg (16 Maud, W 321) by Pollock, G. B. who referring to the facts there, observed :--'I must certainly with considerable doubt and diffidence, confess the hesitation of my own opinion whether there is not a special contract between the banker and his customer as to the money deposited, which distinguishes it from the ordinary case of a loan of money. It seems to me that it is a question for the jury, who ought to decide what is the liability of the banker, and whether the money deposited with him is money lent or not; I could not concur in the judgment of the rest of the court without expressing this doubt, in which, however, they do not partake, as they are of opinion that money in the hands of a banker is merely money lent with the superadded obligation that it is to be paid when called for by the draft of the customer.' We venture to think that there is, nothing in the relation between a banker and his customer to preclude full effect being given to the intention of the parties in such transactions. Of course the mere use of the term 'deposit' cannot alter the substance of the transaction should that be otherwise proved to be different. But whether a particular transaction is a 'loan' or a deposit is clearly a question of fact to be decided upon the evidence in each case and if Ichha Dhanji v. Natha I.L.R. (1888) B. 338 be intended to lay down a different rule, we with all deference to the learned judges who decided that case, are unable to agree in that decision. The view taken in the Calcutta case seems to us to be more reasonable and we accordingly hold that this case is governed by Article 60.


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