Skip to content


Angathevan Minor by Guardian Mother, Nagathal and ors. Vs. A.R.L.V. Natarajan Chettiar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Reported in(1947)2MLJ189
AppellantAngathevan Minor by Guardian Mother, Nagathal and ors.
RespondentA.R.L.V. Natarajan Chettiar and ors.
Cases ReferredNarasimhachariar v. Raghava Padayachi
Excerpt:
- - raghava padayachi air1945mad333 that a decision in a claim suit as well as in the claim petition has no application beyond the execution of the decree which had given rise to those proceedings. raghava padayachi air1945mad333 to consider whether the decision in a claim suit operated as res judicata in proceedings in execution of another decree ;but the learned judges clearly felt it necessary to decide that question in order to setat rest the conflicts and uncertainties arising out of previous decisions. clearly, dicta found in other judgments are not admissible in evidence ;and it is conceded here that the learned subordinate judge should not have referred to any passage from those judgments......question of res judicata, it being contended that there, too, a somewhat similar question arose in claim proceedings, which was afterwards the subject of a title suit between co-defendants. it is however unnecessary to decide whether the ordinary rule of res judicata between co-defendants would here apply ; because it was held in narasimhachariar v. raghava padayachi : air1945mad333 that a decision in a claim suit as well as in the claim petition has no application beyond the execution of the decree which had given rise to those proceedings. it is true that it was not necessary for the full bench in narasimhachariar v. raghava padayachi : air1945mad333 to consider whether the decision in a claim suit operated as res judicata in proceedings in execution of another decree ; but the learned.....
Judgment:

Horwill, J.

1. In a former execution proceedings in execution of another decree, the same question arose as arises in the present suit, i.e., 'whether the property in dispute was the property of the first defendant or whether it was property in which the third defendant had a share which could be attached and sold in execution of the decree against him ?' It was there held that the third defendant did have a share in the property, it being the property of the joint family consisting of the first defendant and his two sons, the second and third defendants. This same question arises now in execution of another decree. The Courts below held that the earlier decision operated as res judicata in the present proceedings ; because (i) the question arose between the first defendant and the third defendant, (ii) it was necessary to decide that question for the purpose of disposing of the claim by the plaintiff, and (iii) the question was finally decided. The lower appellate Court also found that on the evidence and on certain judgments filed before it in connection with the question of res judicata, that it had been proved in the present case that the property was the joint family property of defendants 1 to 3.

2. The decision in Munni Bibi v. Triloki Nath has been cited here on behalf of the contesting respondent as an authority with regard to the question of res judicata, it being contended that there, too, a somewhat similar question arose in claim proceedings, which was afterwards the subject of a title suit between co-defendants. It is however unnecessary to decide whether the ordinary rule of res judicata between co-defendants would here apply ; because it was held in Narasimhachariar v. Raghava Padayachi : AIR1945Mad333 that a decision in a claim suit as well as in the claim petition has no application beyond the execution of the decree which had given rise to those proceedings. It is true that it was not necessary for the Full Bench in Narasimhachariar v. Raghava Padayachi : AIR1945Mad333 to consider whether the decision in a claim suit operated as res judicata in proceedings in execution of another decree ; but the learned Judges clearly felt it necessary to decide that question in order to setat rest the conflicts and uncertainties arising out of previous decisions. The point was carefully considered and the learned Judges were of opinion that a claim suit, arising as it does out of claim proceedings, has relationship only to the particular decree that was being executed.

3. The other question is one of fact; but the learned Subordinate Judge has taken into account passages found in the judgments of the trial Court and the appellate Court in the previous proceedings and in concluding his discussion of this question of fact, he said,

On a proper appreciation of the entire oral and documentary evidence adduced and considered along with the judgment in O.S. No. 80 of 1937, the only irresistible conclusion that follows is that this property could not have been the self-acquisition of the first defendant or treated as such.

In various passages in the discussion of this point, the learned Subordinate Judge referred to an important admission of the first defendant and said that he found no reason for discrediting the evidence of the plaintiff's witnesses. On the other hand, there can be little doubt that the judgments in the previous proceedings were given considerable weight and might, therefore, have affected his judgment and decision. Clearly, dicta found in other judgments are not admissible in evidence ; and it is conceded here that the learned Subordinate Judge should not have referred to any passage from those judgments.

4. The appeal is therefore allowed and remanded to the lower appellate Court for fresh disposal after disregarding the previous judgments.

5. Costs of this second appeal will abide the result. Court-fee paid on the memorandum of second appeal will be refunded.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //