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Jhun Jhunwala Brothers Vs. N.K.M. Subbaramier - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberCivil Revn. Petn. No. 1721 of 1964
Judge
Reported inAIR1968Mad194
ActsProvincial Small Cause Courts Act - Sections 25; Code of Civil Procedure (CPC)
AppellantJhun Jhunwala Brothers
RespondentN.K.M. Subbaramier
Cases ReferredBalkrishna Aiyar J. (Ramchandra Sahu v. Sirdarmal Kasarimal and Co.
Excerpt:
contract--place of suit for breach--two courts having jurisdiction-- contract providing for suit in one court--jurisdiction of other court ousted.;the petitioner had a factory at a place c and he supplied certain articles to the respondent at m. the terms of contract for the supply included a provision that it was made at b and subject to the jurisdiction of the c courts only. the petitioner included in his bill certain amounts towards excise which was newly levied on the goods. the respondent herein contended that no excise duty could be collected and he filed a suit in a court at m claiming refund of the excise duty collected. an objection was taken on the ground that the said court had no jurisdiction to try the suit. the lower court held that, as part of the cause of action arose at..........in the decision in air 1925 mad 1145, as well as in the word 'only' was not used. even so, the courts held that only the courts mentioned in the relevant terms of the contract had jurisdiction and not any other court. the considerations that weighed with the learned judge who decided the case in do not apply here because there it was considered that the ouster of jurisdiction was not specifically a matter of contract. here it is clearly a part of the contract. i hold, therefore, that the madurai court had no jurisdiction to entertain this suit.(9) the result would be that the decree of the learned subordinate judge at madurai would have to be set aside. the plaint will be returned for presentation to the proper court. there will be no order as to costs. the plaint will have to be.....
Judgment:
(1) This is a petition under S. 25 of the Provincial Small Cause Courts by Act by the defendant in O. S. No. 583 of 1962 on the file of the Subordinate Judge's Court, Madurai, to revise the judgment and decree, decreeing the plaintiff's suit.

(2) The plaintiff sued for recovery of a sum of Rs. 1077-45 being the excise duty collected by the defendant from him which he alleged he was not entitled to do. The defendant has got his factory near Cuttack and he supplied some soda bottles to the plaintiff at Madurai. In his bill he had claimed excise duty which was newly levied on the goods which according to him were produced after 1-3-1961. The defendant took objection to the jurisdiction of the Madurai Court to try the suit. He also raised other objections with which we need not concern ourselves in the view that I take on the question of jurisdiction.

(3) Ex. B-4 is the relevant document which reads as follows:

"Dear Sir,

Please supply the under-noted goods as per your terms of contract, printed on the back and despatch the same on our account and risk to Madurai."

The terms of the contract printed on the back of Ex. B-4 in so far as they are relevant read as follows--

"This order is subject to confirmation by the Works at Barang, S.E. Rly, and shall be considered as having been made at Barang and subject to the jurisdiction of Cuttack courts only."

The learned Subordinate Judge in dealing with the question of jurisdiction remarked that part of the cause of action arose in Madurai and therefore the Madurai Court has also got jurisdiction. He did not specifically consider the point that only the Cuttack Courts have got jurisdiction and not the Madurai Court under the terms of the contract.

(4) The established position in law is where there are two courts which will have jurisdiction it is open to the parties to agree that only one of those courts will have jurisdiction to try the suit. The question in this case therefore reduces itself to this: "Whether the contract as evidenced by Ex. B-4 in this case ousts the jurisdiction of the Madurai Court"? It will be necessary to refer to certain decisions in this connection.

(5) In Achratlal Keshavalal Mehta and Co. v. Vijayam and Co; AIR 1925 Mad 1145, the term of the contract was 'in all legal disputes arising out of this contract Ahmedabad will be understood as the place where the cause of action arose." It was held that this agreement is valid and must be given effect to and it is not open to the Madras Court of Small Causes to entertain the suit.

(6) In Raghavayya v. Vasudevayya Chetti. AIR 1944 Mad 47 the term in the contract required that the suits should be filed in Nandyal. But the suit was actually filed in Bezwada and the court held that the suit could not be filed in Bezwada.

(7) In Hoosem Kasam Data (India) Ltd. v. Motilal Padampat Sugar Mills Co. Ltd. the relevant clause in the contract read as follows: 'All disputes in respect of this contract shall be settled by arbitration failing which shall be settled by arbitration failing which shall be settled in court of seller's jurisdiction where this contract shall be deemed to have been entered into". It was held that this was a valid contract and therefore, the suit could be entertained only by the court within which the seller had his place of business.

(8) The only decision which takes a slightly different view is the one in M/s. Patel bros. v. M/s. Vadilal, . There the words 'subject to Bombay jurisdiction' were found in the bill issued by the defendant. Ramachandra Aiyar J. as he then was observed as follows--

"Ex. P-1 says that the transaction is 'subject to Bombay jurisdiction'. But it does not exclude the jurisdiction of any other Court. In my opinion ouster of jurisdiction of a court to which a person is entitled to resort to under the Civil Procedure Code or any other statute cannot be a matter of assumption or presumption but one to be proved by express words contained in the contract or at least by necessary or inevitable implication. It cannot be said that this test is satisfied in this case."

The learned Judge also relied upon the decision of Balkrishna Aiyar J. (Ramchandra Sahu v. Sirdarmal Kasarimal and Co.) in C. R. P. No. 1010 of 1953 (Mad) wherein the words "subject to Berhampur Jurisdiction" in the letter head of the defendant was held not to oust the jurisdiction of the Madras Court. But it will be noticed that in the present case the ouster of jurisdiction is specifically made a term of the contract and the contract also says that the contract shall be subject to the jurisdiction of Cuttack Courts only. In fact both in the decision in AIR 1925 Mad 1145, as well as in the word 'only' was not used. Even so, the courts held that only the courts mentioned in the relevant terms of the contract had jurisdiction and not any other court. The considerations that weighed with the learned Judge who decided the case in do not apply here because there it was considered that the ouster of jurisdiction was not specifically a matter of contract. Here it is clearly a part of the contract. I hold, therefore, that the Madurai court had no jurisdiction to entertain this suit.

(9) The result would be that the decree of the learned Subordinate Judge at Madurai would have to be set aside. The plaint will be returned for presentation to the proper court. There will be no order as to costs. The plaint will have to be presented in the Cuttack court within a fortnight of its return by the Sub-Court at Madurai to the plaintiff.

(10) Petition allowed.


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