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Kosuri Rajagopala Raju and ors. Vs. Datla Radhayya and ors. - Court Judgment

LegalCrystal Citation
SubjectContract
CourtChennai
Decided On
Reported in13Ind.Cas.205; (1912)22MLJ159
AppellantKosuri Rajagopala Raju and ors.
RespondentDatla Radhayya and ors.
Cases ReferredProtab Narain Mookerjee v. Sarat Kumari Debi
Excerpt:
- - 3 to 5 it was stipulated that certain land was to be enjoyed by the mother of the parties for her life and to be taken by her daughters, that is the plaintiff and defendants nos. sir frederick pollock's classification commends itself better to us......defendants nos. 3 to 5, the brothers, contend that the plaintiff, not being a party to the partition instrument, has no cause of action for the recovery of the property. they plead that by a subsequent arrangement soon after the partition they cancelled the allotment to the mother and sisters. it was suggested during the course of the argument here that the partition deed never became operative but we do not read the written statement as raising this question. the issue was whether the arrangement was subsequently cancelled, the lower appellate court has given the plaintiff a decree and defendants nos. 3 to 5 are the appellants in this court.3. we are of opinion that the decision appealed from is right. to the general rule that persons who are not parties to a contract have no.....
Judgment:

1. The plaintiff and defendants Nos. 1 and 2 are sisters of defendant Nos. 3 to 5. By an instrument of partition entered into between defendants Nos.3 to 5 it was stipulated that certain land was to be enjoyed by the mother of the parties for her life and to be taken by her daughters, that is the plaintiff and defendants Nos. 1 and 2, after her death. The mother is now dead. This suit by the plaintiff is to recover one third of that property, defendants Nos. 1 and 2 being entitled to the remaining two thirds.

2. Defendants Nos. 3 to 5, the brothers, contend that the plaintiff, not being a party to the partition instrument, has no cause of action for the recovery of the property. They plead that by a subsequent arrangement soon after the partition they cancelled the allotment to the mother and sisters. It was suggested during the course of the argument here that the partition deed never became operative but we do not read the written statement as raising this question. The issue was whether the arrangement was subsequently cancelled, The lower appellate court has given the plaintiff a decree and defendants Nos. 3 to 5 are the appellants in this court.

3. We are of opinion that the decision appealed from is right. To the general rule that persons who are not parties to a contract have no right of action based on it, there are several exceptions. The Privy Council has recently pointed out that the rule must be applied to this country with considerable exceptions. In that case a Muhammadan wife was held entitled to sue upon a contract entered into between her father and her husband's father before the marriage. We are of opinion that, where at a partition be tween the members of a joint family provision is made for female members of it, it must be held that as the contract was entered into for the benefit of those who are provided for in the instrument of partition, they are entitled to the benefit of it and to sue upon it. This principle has been affirmed by this court in Shuppu Ammal v. Subramaniam I.L.R. (1909) M.238. See also Arumuga Goundan v. Chinnammal (1911) 10 M.L.T. 214. The decisions of other High Courts have also affirmed the principle See Rukhmabai v. Govind Moreshwar I.L.R. (1904) Bom. L.R. 421; Protab Narain Mookerjee v. Sarat Kumari Debi (1900) 5 C.W.N. 386.

4. The exceptions are not confined to cases where one or other of the parties to the contract can be said to have made himself a trustee for strangers who claim to sue on it. In Pollock on Contracts four exceptions are stated. The third class of exceptions, according to the learned author, is the case of trusts. Then he mentions another and distinct class. To quote his own words: ' Closely connected with the cases covered by the doctrine of trusts, but extending beyond them, we have the rules of equity by which special favour is extended to provisions made by parents for their children.' In HAISBURY'S Laws of England, Vol. VII, page 344, Section 711, the case of marriage settlement is treated as included in the case of trusts. Sir Frederick Pollock's classification commends itself better to us. It may be observed that the general statement in HAISBURY'S Laws of England that another exception to the rule is recognised in cases where the contract is intended to secure a benefit to a person who is not a party to it will cover cases which are not comprised in trusts. It is usual amongst Hindus to allot portions to sisters at a partition between brothers. In the document in this case the provision for the plaintiff and her sisters is stated to be for pasupukunkumam. We find no difficulty in holding that sisters are within the equity of a family settlement amongst Hindus. The allotment of the land in this case was made for the benefit of the plaintiff and her sisters. They are persons for whom it was the moral duty of the parties to the instrument to provide. We are of opinion, therefore, that the plaintiff's right to sue was rightly upheld.

5. We dismiss the second appeal with costs.


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