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Kasmi and ors. Vs. Ayishamma and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad61
AppellantKasmi and ors.
RespondentAyishamma and ors.
Cases ReferredPatcha v. Mohidin
Excerpt:
limitation act - act xv of 1877, schedule ii, articles 123, 127, 144 - suit by a mapilla widow for her share in her husband's property. - - this then being a suit for a distributive share of the property of an intestate, article 123 is the only one that applies, and the suit not having been brought within twelve years from the time when the share became deliverable it is clearly barred. in the present case, article 123 clearly applies, and plaintiff's suit, not having been instituted within twelve years from the date of hydros' death, is barred......(mapilla) lady who sought to obtain a declaration of her right to, and possession of, a certain share in property which, she alleged, had belonged to her husband, hydroskutti, who died fourteen years before the suit was filed. admittedly, hydroskutti died intestate. this then being a suit for a distributive share of the property of an intestate, article 123 is the only one that applies, and the suit not having been brought within twelve years from the time when the share became deliverable it is clearly barred.3. but it is argued, on behalf of the respondents, that co-parcenery among mapillas has been judicially recognized, and that the undivided family property having been held by the members jointly, time did not begin to run against the plaintiff until she was excluded. we are not.....
Judgment:

1. The question for decision in this second appeal is whether the plaintiff's suit is barred by limitation. The District Judge held that the case was governed by Article 127 of the Limitation Act and that the suit was therefore within time. On behalf of the appellants, it is argued that Article 123 applies, whereas respondent's pleader maintains that Article 144,

______________________________________________________________________________________________________________________________________

[Article 144

______________________________________________________________________________________________________________________________________

Description of Suit. | Period of | Time from which period begins

| limitation. | to ren.

______________________________________________________________________________________________________________________________________

For possession of immoveable | Twelve years ... | When the possession of the defen-

property or any interest therein not | | dent becomes adverse to the plantiff.]

hereby otherwise specially provided | |

for. | |

______________________________________________________________________________________________________________________________________

2. The suit was instituted by a Muhammadan (Mapilla) lady who sought to obtain a declaration of her right to, and possession of, a certain share in property which, she alleged, had belonged to her husband, Hydroskutti, who died fourteen years before the suit was filed. Admittedly, Hydroskutti died intestate. This then being a suit for a distributive share of the property of an intestate, Article 123 is the only one that applies, and the suit not having been brought within twelve years from the time when the share became deliverable it is clearly barred.

3. But it is argued, on behalf of the respondents, that co-parcenery among Mapillas has been judicially recognized, and that the undivided family property having been held by the members jointly, time did not begin to run against the plaintiff until she was excluded. We are not aware in what case co-parcenery has been judicially recognized as the custom of Mapilla families in Malabar. In Ammutti v. Kunji Keyi I.L.R. 8 Mad. 452 although it was remarked that Mapillas in Malabar ordinarily follow closely the Hindu custom of holding family property undivided, that was not the point on which the decision of the case rested. We have referred to the records of the case and find that there was no issue as to the customs of the Mapillas in Malabar. Moreover, the case now set up was not the case put forward in the plaint. There it was asserted that the greater portion of the immoveable property in schedule A, the moveable properties in schedule B, and part of the buildings in schedule C had been acquired by Kasmi, the father of Hydroskutti; that after his death (in 1859) the property had been improved by Hydros and his brother Mamod (father of appellants), who died in 1875, and that since their death plaintiff had been in possession of certain items, the remaining being in the possession of first or seventh defendant. Participation in the possession or enjoyment of the property held by the defendants was never pleaded, but plaintiff offered apparently to put the property, of which she has sole possession, into hotchpot provided she got a one-sixteenth share in the whole of the property left by Hydros and Mamod.

4. We have already held in Patcha v. Mohidin see ante p. 57 that Article 127 does not apply to Muhammadans, and Article 144 can have no application to this case, because, as held by the Privy Council, that article only applies where there is no other article which specially provides for the case, and it applies only to immoveable property. In the present case, Article 123 clearly applies, and plaintiff's suit, not having been instituted within twelve years from the date of Hydros' death, is barred. The decrees of the lower Courts, so far as they affect the first, second, third, and fifth defendants (appellants) must be set aside and plaintiff's suit as against them dismissed with costs.


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