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S. Soora Reddi Vs. S. Chenna Reddi and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Case NumberA.A.O. No. 431 of 1947
Judge
Reported inAIR1950Mad306
ActsGuardians and Wards Act, 1890 - Sections 17
AppellantS. Soora Reddi
RespondentS. Chenna Reddi and ors.
Appellant AdvocateS.V. Venugopalachari, Adv.
Respondent AdvocateK.E. Rajagopalachari and ; C. Rangaswami Iyengar, Advs.
DispositionAppeal allowed
Cases ReferredMuthuveeruppa Chetti v. Ponnusami Chetti
Excerpt:
- - 95. it is a proposition so well known and established that it cannot be questioned at all that the welfare of the minor is the prime consideration in such matters and that even the paramount rights of the father as the natural guardian should be subordinate to the welfare of the minor. mariyumma air1946mad110 that the court will give due consideration to the welfare of the minor as well. naturally since the boy has been from the date of his birth among persons like respondents 1 and 2, it may be that the boy might have by this time developed some love and attachment to these people......the father, the appellant, had married a second wife and is now living in the house of the second wife's father. the second reason which impelled the learned judge to reject the application is that the petition to the lower court was made 19-. months after and therefore there was undue delay in the making of it. in our opinion, the learned judge's view that the application was made 19 months later is based upon a misconception.3. a few facts have to be stated in order to-understand the exact situation. the minor was born on 15th april 1944 and the mother died immediately. the joint family of which the. appellant was a member consisted of himself and his elder brother, respondent 1 and it is contend-ed that respondent 2, the sister's husband of the appellant and respondent 1, is also a.....
Judgment:

Govinda Menon, J.

1. This is an appeal under Section 19 and 47, Guardians and Wards Act against the order' of the learned District Judge of Cuddappah by which the learned District Judge dismissed an application by the appellant herein under Section 10 of the same statute for a declaration that he is the guardian of his minor son who was born on 15th April 1944.

2. The two grounds on which the learned District Judge dismissed the application are firstly, that since the death of the minor's mother immediately after the birth of the minor, the father, the appellant, had married a second wife and is now living in the house of the second wife's father. The second reason which impelled the learned Judge to reject the application is that the petition to the lower Court was made 19-. months after and therefore there was undue delay in the making of it. In our opinion, the learned Judge's view that the application was made 19 months later is based upon a misconception.

3. A few facts have to be stated in order to-understand the exact situation. The minor was born on 15th April 1944 and the mother died immediately. The joint family of which the. appellant was a member consisted of himself and his elder brother, respondent 1 and it is contend-ed that respondent 2, the sister's husband of the appellant and respondent 1, is also a member of the family having been adopted into it as an-illatom son-in-law. Therefore the admitted members of the family are the petitioner and respondent 1 and their children, but respondent 2 also claims to be a member of the family. It is alleged that on account of the appellant not admitting the right of respondent 2 as an illatom son-in-law, there were disputes between the parties which necessitated the appellant leaving the family house in July 1945. Learned counsel for the appellant urges that his client was driven, out of the family house, which on the other hand, Mr. K. E. Bajagopalachari for respondent 1 submits that it was rather a case of desertion from the family house and not one of having been-driven out. Whatever that might be, it is clear that the appellant was living in the family house until July 1945. In about September 1945 the appellant brought a suit for partition of the joint family properties for making respondents l and 2 parties to the suit. There are parties with whom we are not concerned. It is after, the filing of the partition suit, i. e. nearly, four months later, on 27th. February 1946 that the present application under Section 10 was made to the lower Court. The learned counsel for respondent 1 also states that within a short time after the second marriage it was that the appellant brought the suit for partition.

4. In these circumstances, the question for consideration is whether the learned Judge was justified in refusing the appellant's request. That the Court has no power to appoint a guardian of the person of a minor, whose father is living and is not in the opinion of the Court unfit to be the guardian of the person of the minor, has been decided in Annie Besant v. Narayaniah, 33 Mad. 807: A. I. R. 1914 P. C. 41. In. a. very recent ease in Bama Iyer v. Nataraja lyer : AIR1948Mad294 , to which one of us was a party, it has been held that the fact that the father has married a second wife and that his son by the first wife, who at the time of the petition was 14 years of age and was living with the maternal relations, is not sufficient justification for depriving the father of the natural rights of guardianship which inhere in him according to the Hindu law. As against these cases, Mr. Rajagopalachari invites our attention to four cases : Muthuveerappa Chetti v. Ponnusami Chetti, 22 M. L. J. 68 : 13 I. C. 16, Abubacker v. Mariyumma : AIR1946Mad110 , Muthusami Chettiar v. K,-M. Chinna Muthusami Moopanar : AIR1935Mad195 and Ponniah Asari v. Suppiah Asari A. I. R. 1935 Mad. 363 : 158 I. C. 95. It is a proposition so well known and established that it cannot be questioned at all that the welfare of the minor is the prime consideration in such matters and that even the paramount rights of the father as the natural guardian should be subordinate to the welfare of the minor. Muthusami Chettiar v. K. M. Chinna Muthusami Moopanar : AIR1935Mad195 is in point on that. Where the dispute is between the father and the mother of the minor, it has been held in Abubacker v. Mariyumma : AIR1946Mad110 that the Court will give due consideration to the welfare of the minor as well. We do not think that the facts of Muthuveeruppa Chetti v. Ponnusami Chetti, 22 M. L. J. 68 : 13 I. C. 16 are apposite for the , consideration of the present point in controversy.

5. The learned District Judge, though he has stated towards the end of his judgment 'In the interests of the welfare of the minor he should be allowed to continue where he is now', does not show the data on which he came to that con. clusion, or the evidence on which he founded that opinion. As we have already stated, one of the reasons given by him that the application was 19 months later is based on a misconception because he left the family in July 1945 and the application was filed in February 1946, i. e., about 7 months later. As regards the other reason, namely, that the father has married a second wife, there has been a long course of decisions of this Court to the effect that the fact that a Hindu father has married a second wife is no ground whatever for depriving him of his parental right of custody of the person of his minor son. We are, therefore, of opinion that the learned Judge has not given sufficient reasons for not conforming to the ordinary accepted and general principle of law that the father ought to be the guardian of the person and property of the minor.

6. Mr. K. E. Rajagopalachari for respondent 1 says that the minor has grown up in the family of the father's relations, namely, the father's brother and the father's brother-in-law. It is also submitted that the deceased mother of the minor was a near relation of respondent 2. But these are all matters which cannot, in our opinion, be given predominance when the question is as to who should have the custody of this minor boy. Naturally since the boy has been from the date of his birth among persons like respondents 1 and 2, it may be that the boy might have by this time developed some love and attachment to these people. Even so, we do not think that that will be a sufficient reason for depriving the father of his rights of guardian- ship.

7. We therefore hold that the decision of the learned Judge is not correct and accordingly give a declaration under Section 10, Guardians and Wards Act that the appellant is entitled to the guardianship of his minor son. He is entitled, as a result of this declaration, to apply to the lower Court for the coutody of the minor boy. The appeal is allowed and the order of the lower Court set aside. In the circumstances of the case and as it is between near relations, we direct the parties to bear their own costs.


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