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Thunoli Kelu Nair Vs. Nambron Chirutheyi Amma and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberCivil Revn. Petn. No. 376 of 1950
Judge
Reported inAIR1954Mad76
ActsCode of Civil Procedure (CPC) , 1908 - Order 1, Rule 8 - Order 33, Rule 1
AppellantThunoli Kelu Nair
RespondentNambron Chirutheyi Amma and ors.
Appellant AdvocateD.A. Krishna Variar, Adv.
Respondent AdvocateO.T.G. Nambiar, Adv.
DispositionRevision dismissed
Cases ReferredPachamuthu Nadar v. Naga Pillai
Excerpt:
- .....and the members of the tavazhi are paupers then the suit could be allowed to be filed as a pauper suit. under explanation (iii) to rule 1 of order 23, civil p. c. where the plaintiff sues in a represenr-tative capacity the question of pauperism shall be determined with reference to the means possessed by him in such capacity. i have already mentioned that the tavazhi is possessed of ample properties. in fact when the petitioner was asked whether he consulted the other members of the tavazhi in regard to the financing of this litigation, he began to shilly-shally. the peti-t'ioner' first stated that he did not consult govin-dan nair before filing the suit and immediately afterwards he said that he asked for financial help and he did not get it. we do not know whether the.....
Judgment:
ORDER

Ramaswami, J.

1. This is a civil revision petition which has been filed against the order made by the learned Subordinate Judge of Tellicherry in O. P. No. 55 of 1948.

2. The facts are: in regard to certain properties gifted away from the tavazhi a suit was sought to be laid in, the pauper form by the petitioner, who is a member of the tavazhi, in a representative capacity for recovery of those gifted properties. This petitioner did not file the suit in the first instance. On the other hand, one Govindan Nair filed O. S. No. 16 of 1947 for partition. But subsequently when that Govindan Nair found that he had to pay court-fee he did not press that suit. Then this petitioner filed the O. P. with an application under Order 1, Rule 8, Civil P. C. to permit him to file the suit in a representative capacity.

The petitioner wanted to have the luxury of agitating this suit as a pauper and the question arose in the lower court whether this petitioner, though he is not possessed of means to pay court-fee, could be allowed to get along with the suit as a pauper when the tavazhi itself is found to be possessed of ample properties in the shape of 67 items of immoveable properties valued at Rs. 8000 odd and movable properties valued at Rs. 7000 odd. The learned Subordinate Judge held following the decision of this court in -- 'Vellingiri Naicken v. Shree Patteeswaraswami Devastanam', AIR 1949 Mad 714 (A) that the petitioner could not be allowed to sue as a pauper. Time was given to him for payment of the necessary court-fee. Hence this civil revision petition.

3. I am in entire agreement with the learned Subordinate Judge that when this petitioner has sought to bring a suit in a representativecapacity and when as a matter of fact he has filed a petition in order to be granted permission to file and continue the proceedings in a representative capacity, the mere fact that he is a pauper would not entitle him to maintain the suit in the pauper form. On the other hand it is oniy when the tavazhi of the petitioner and the members of the tavazhi are paupers then the suit could be allowed to be filed as a pauper suit.

Under Explanation (iii) to rule 1 of Order 23, Civil P. C. where the plaintiff sues in a represenr-tative capacity the question of pauperism shall be determined with reference to the means possessed by him in such capacity. I have already mentioned that the tavazhi is possessed of ample properties. In fact when the petitioner was asked whether he consulted the other members of the tavazhi in regard to the financing of this litigation, he began to shilly-shally. The peti-t'ioner' first stated that he did not consult Govin-dan Nair before filing the suit and immediately afterwards he said that he asked for financial help and he did not get it. We do not know whether the petitioner approached the other members of the tavazhi in regard to the financing of this suit and whether they declined to do so. The point, as I have pointed out, is concluded by authority, viz, the decision in -- 'AIR 1949 Mad 714 (A)', which has been followed by Govinda Menon J. in -- 'Pachamuthu Nadar v. Naga Pillai' : AIR1951Mad295 (B). The learned Judge writes,

'I am in respectful agreement with the conclusion arrived at there. But the circumstances and the facts here are quite different.'

In other words Govinda Menon J. on the peculiar facts and circumstances of the case before him came to the conclusion, notwithstanding his approval of general conclusions arrived at by Rajamannar J. (as he then was), that in the instant case before him the plaintiff could be allowed to sue in the pauper form.

4. Therefore the conclusion of the learnedSubordinate Judge is irreproachable and meritsno interference at my hands. This civil revisionpetition is dismissed with costs.


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