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Ekkanath Eachara Unni Valia Kaimal (Died) Achutan Unni Valia Kaimal, Legal Representative of the 1st Appellant Vs. Mannakhat Vasunni Elaya Kaimal and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1910)20MLJ344
AppellantEkkanath Eachara Unni Valia Kaimal (Died) Achutan Unni Valia Kaimal, Legal Representative of the 1st
RespondentMannakhat Vasunni Elaya Kaimal and ors.
Cases ReferredMahabala Bhatta v. Kunhanna Bania I.L.R.
Excerpt:
- - i think that case is clearly distinguishable from the case before us. 7. as regards non-joinder, in the circumstances of this case, it is at best an irregularity, which does not vitiate the decision on the merits, and therefore section 99 of the present code of civil procedure would seem to be sufficient to dispose of that objection. the mere objection, therefore, that they have not been joined seems to me to be of no validity whatever in a suit brought like the present one for the enforcement of an arrangement made by the predecessor of the present karnavan......that the suit ought to have been dismissed on the ground of non-joinder. now the plaintiff in the present suit is the manager of the tavazhi, the 1st defendant is the manager of the tarwad, and certain members of the plaintiff's tavazhi have been made supplemental defendants. the point as to alleged non-joinder is this, that all the members of the 1st defendant's tarwad should have been made defendants to the suit. on behalf of the appellant we were referred to the decision, in maunnali v. pakki i.l.r. 7 m. 428 that was a suit for increase of maintenance against the karnavan of the tarwad and it was there held by this court that all the members of the tarwad were necessary parties to that suit. i think that case is clearly distinguishable from the case before us. in maunnali v. pakki.....
Judgment:

Arnold White, C.J.

1. The main defence in this suit was that Ex. B which is an arrangement which was entered into by the 1st defendant's predecessor-in-office as Karnavan of the Tarwad and the plaintiff's predecessor-in-interest had been revoked. The District Judge finds that it has not been revoked. This is a question of fact which is binding on us in second appeal.

2. Then, on behalf of the appellant, it was argued that Ex. B is not binding on him as the successor-in-office of the man by whom the agreement was entered into. I feel some doubt as to whether we should allow this point to be raised before us at all, because the judgment of the learned District Judge, as I read it, strongly suggests that the point was never taken before him. The learned Judge refers to the fact in the 4th paragraph. The 1st defendant's Vakil supports the decree on the ground that the suit should be dismissed on the first issue, i.e. non-joinder. But it does not say that any discussion took place before him with reference to the question as to whether Ex. B was binding or not binding, apart from any question of revocation, on the 1st defendant.

3. The agreement purports, as I read it, to have been entered into by the 1st defendant's predecessor-in-office on behalf of the Tarwad and I see no reason for holding that it is not binding on his successor-in-office, the 1st defendant.

4. The further point which was argued before us was the question of parties, and it was contended that the suit ought to have been dismissed on the ground of non-joinder. Now the plaintiff in the present suit is the manager of the Tavazhi, the 1st defendant is the manager of the Tarwad, and certain members of the plaintiff's Tavazhi have been made supplemental defendants. The point as to alleged non-joinder is this, that all the members of the 1st defendant's Tarwad should have been made defendants to the suit. On behalf of the appellant we were referred to the decision, in Maunnali v. Pakki I.L.R. 7 M. 428 That was a suit for increase of maintenance against the Karnavan of the Tarwad and it was there held by this Court that all the members of the Tarwad were necessary parties to that suit. I think that case is clearly distinguishable from the case before us. In Maunnali v. Pakki I.L.R. 7 M. 428 the suit was for an increase of the rate of maintenance and it was not based upon any agreement entered into by the Karnavan. The present suit is' on an agreement to pay maintenance at a specified rate executed by a former Karnavan and, as I have said, I see no reason for holding that the agreement is not binding on the tarwad. It purports to be entered into by the Karnavan, representing the Tarwad. In these circumstances the present case in regard to the question of the suggested non-joinder is not governed by the decision in Maunnali v. Pakki I.L.R. 7 M. 428. In any way, it seems to me that we may hold, under Section 99 of the present Code of Civil Procedure, we are not called upon to give effect to the objection in regard to parties.

5. It is contended that Section 99 speaks only of mis-joinder of parties or causes of action. But it has been held by this Court in Mahabala Bhatta v. Kunhanna Bania I.L.R. (1898) M. 373 for the purpose of construing the section to which the present Section 99 corresponds, that the word mis-joinder includes non-joinder. I think that the second appeal must be dismissed with costs.

Krishnasami Aiyar, J.

6. I agree. The appellant attacks the judgment of the District Judge on the ground that Exhibit B is not binding upon him because the property allotted for the maintenance of the plaintiff's branch gives at present a larger income than it was expected to yield at the time when it was allotted. It seems to me that this is not a sufficient ground for modifying an arrangement that was entered into by a Karnavan. The question as regards the propriety of the arrangement made by the Karnavan in 1879 is certainly open to the present Karnavan to raise. But if It was a bona fide and proper and prudent arrangement to make at the time it was entered into, it seems to me that the ground on which that arrangement is now attacked is not available to the present representative of the Tarwad.

7. As regards non-joinder, in the circumstances of this case, it is at best an irregularity, which does not vitiate the decision on the merits, and therefore Section 99 of the present Code of Civil Procedure would seem to be sufficient to dispose of that objection. But, looking at the question on the merits, it seems to me that it is not clear that there is non-joinder in this case. The contention is open to exception. The suit is brought upon an arrangement entered into by a Karnavan against the successor of that Karnavan. It is sought to enforce it against him in his capacity as the Karnavan of the Tar wad. In such a suit he represents all the other members of the Tarwad and therefore it would seem to me to be unnecessary to make the other members parties, though if they made an application at the eariest possible stage to join on the record as parties to the suit, such an application ought to be favourably viewed. There was no such application in this case. Nor was there any application by the 1st defendant that the other members should be joined as parties. The mere objection, therefore, that they have not been joined seems to me to be of no validity whatever in a suit brought like the present one for the enforcement of an arrangement made by the predecessor of the present Karnavan. I agree in dismissing the second appeal with costs.


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