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Rajagopala Aiyangar and ors. Vs. Srinivasa Raghava Aiyangar and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported in(1928)55MLJ30
AppellantRajagopala Aiyangar and ors.
RespondentSrinivasa Raghava Aiyangar and ors.
Cases ReferredJawahir Singh v. Udai Parkash
Excerpt:
.....balance amount by date stipulated in contract for sale show that time was essence of contract. - we think the present case is clearly within the ruling of the privy council in jawahir singh v......binding on the plaintiffs. we think the present case is clearly within the ruling of the privy council in jawahir singh v. udai parkash ilr (1925) a. 152 : 1925 50 m.l.j. 344. in that case a hindu father had sold certain properties and a suit was brought by his younger son within three years after his attaining majority though the elder son had attained majority more than three years earlier and had allowed his claim to set aside the alienations to become barred. their lordships of the privy council held that the suit brought by the younger son within three years of attaining majority was not barred by limitation. it appears from page 154 of the judgment that the high court of allahabad against whose judgment this present appeal was before the privy council relied on the.....
Judgment:

Kumaraswami Sastri, J.

1. This appeal arises out of a suit filed by the plaintiffs who are the sons of the 1st defendant for partition and for setting aside the alienations made by the father, the 1st defendant.

2. The case of the plaintiffs was that they and the 1st defendant were members of an undivided Hindu family and that the father, the 1st defendant, made certain alienations which they impeach as not binding on them for the reasons given in the plaint. Several issues were raised. It is only necessary to consider issues 5 and 6. The Subordinate Judge, dismissed the suit on the preliminary point that the suit was barred by limitation, because the 25th defendant, the elder brother of the plaintiffs, who was a major, did not contest the alienations within the period of limitation prescribed by the Limitation Act and that consequently the plaintiffs who were his brothers were barred even though the suit was brought within three years after the 1st plaintiff attained majority and even though plaintiffs 2, 3 and 4 are still minors. The Subordinate Judge relies upon the decision in Doraisami Serumadan v. Nondisami Saluvan ILR (1912) 118 : 1912 25 M.L.J. 405 as clear authority for the position that the suit is barred. He also relies on a subsequent case Gottukkula Surapa Raju v. Gottukkula Venkayya (1915) M.W.N. 908. It is contended for the appellants that the suit is not barred by limitation as the alienations were by the father who was alive at the date of the suit and who was the managing member and it was not competent for the 25th defendant to give a valid discharge or make the alienations binding on the plaintiffs. We think the present case is clearly within the ruling of the Privy Council in Jawahir Singh v. Udai Parkash ILR (1925) A. 152 : 1925 50 M.L.J. 344. In that case a Hindu father had sold certain properties and a suit was brought by his younger son within three years after his attaining majority though the elder son had attained majority more than three years earlier and had allowed his claim to set aside the alienations to become barred. Their Lordships of the Privy Council held that the suit brought by the younger son within three years of attaining majority was not barred by limitation. It appears from page 154 of the judgment that the High Court of Allahabad against whose judgment this present appeal was before the Privy Council relied on the decisions of Ganga Dayal v. Mani Ram ILR (1908) A. 156 and differed from the view taken by the Madras High Court in Vigneswara v. Bapayya : (1893)3MLJ216 and in Doraisami v. Nondisami ILR (1912) M. 118 : 1912 25 M.L.J. 405

3. Their Lordships of the Privy Council observe as follows:

On appeal to the High Court the learned Judges overruled the plea of limitation. They relied on the decisions of their own Court Ganga Dayal v. Mani Ram ILR (1908) A. 156 and in a later case and differing from the view taken by the Madras High Court in Vigneswara v. Bapayya : (1893)3MLJ216 and Doraisami v. Nondisami ILR (1902) M. 118 : 1902 25 M.L.J. 405 on which the Subordinate Judge had rested his judgment, they field that the conduct of Fateh Singh, the eldest brother, did not affect the undoubted rights of the plaintiffs.

4. Then dealing with the question of limitation what their Lordships of the Privy Council say is that they concur with the High Court and that they are of opinion that there is no substance in the appeal. It is clear from a perusal of this report that their Lordships of the Privy Council adopted the view taken by the Allahabad High Court which was against the view taken by the Madras High Court in Vigneswara v. Bapayya : (1893)3MLJ216 and Doraisami v. Nondisami ILR (1912) M. 118 : 1912 25 M.L.J. 405. We find it difficult to distinguish the facts of the present case from the case of the Privy Council. We may also point out that in Narayana Naicken v. Venkataswami Naicken : AIR1926Mad1190 , Devadoss and Wallace, JJ., held following Jawahir Singh v. Udai Parkash ILR (1925) A. 152 : 1925 50 M.L.J. 344 that a suit to set aside a sale by a younger son within three years of attaining majority would not be barred because his elder brother had not filed a suit within the time and allowed his claim to become barred. The fact that in Jawahir Singh v. Udai Parkash ILR (1925) A. 152 : 1925 50 M.L.J. 344 the Privy Council recognised the joint cause of action does not help the respondents in this case very much because the question is whether a valid discharge can be given and there is no authority for holding that one brother can give a valid discharge. We are of opinion that the Subordinate Judge was wrong in holding that the suit was barred by limitation and dismissing the suit on the preliminary question.

5. It is argued before us that plaintiffs 2 to 4 are minors and were born after the alienations and therefore they have no cause of action. Issue 6 has been raised as to whether plaintiffs 2 to 4 are entitled to maintain this suit, and that has not been disposed of by the Subordinate Judge. We do not know what grounds may be urged in support of their claim.

6. We reverse the decision of the lower court and remand the suit for disposal on the issues raised in the case. We think the costs of the appeal will abide and follow the result of this suit. The costs of the respondents who appear before us here will abide and follow the result.

Reilly, J.

I agree. It is true, as has been argued by Mr. Champakesa Aiyangar, that we have not before us the judgment of the Allahabad High Court which was under appeal before their Lordships of the Privy Council and that in their Lordships' judgment they merely say that on the question of limitation they agree with the Allahabad High Court. But from the statement of facts in the report it is clear that their Lordships were dealing with facts similar to those of the present case and that the decision that that suit was not barred by limitation must apply to the present suit.


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