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M.V. Ramaswami Nadar Vs. the State of Madras and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberC.M.P. No. 16715 of 1967, W.A. No. (S.R. 42506 of 1967)
Judge
Reported inAIR1971Mad136
ActsCourt-fees and Suits Valuation Act - Sections 70
AppellantM.V. Ramaswami Nadar
RespondentThe State of Madras and anr.
Cases ReferredK. S. Venkataraman and Co. v. State of Madras
Excerpt:
.....can issue certificate for refund of court-fees in such cases in interest of justice.; pending the writ appeal filed by the appellant-petitioner, he got the relief, he wanted, outside the court. at his request, the writ appeal has been dismissed as withdrawn. it had not been even numbered and was in the s.r. stage. the appellant, therefore, applies for refund of court-fee. ; held, that section 70 of the madras court-fees and suits valuation act (xiv of 1955) has no application, for, none of the grounds exists which would bring the case within its scope. in such a case, the course adopted is that if the court is so satisfied ex debito justitiae, it would certify that it is a fit and proper case for the revenue to refund the fee subject to the deduction of the usual spoliation charges......1. this matter raises a question of refund of court-fee. pending the writ appeal filed by the appellant-petitioner, he got the relief, he wanted outside the court. at his request, the writ appeal had been dismissed as withdrawn. it had not been even numbered and was in the s. r. stage. the appellant therefore, applies for refund of court-fee.2. there is no dispute that s. 70 of the court-fees and suits valuation act has no application, for, none of the ground exists which would bring the case within its scope. in such a case, the course adopted by this court, in a number of cases, is that if it is so satisfied ex debito justitiae, it would certify that it is a fit and proper case for the revenue to refund the fee subject to the deduction of the usual spoliation charges.3. one such case in.....
Judgment:
1. This matter raises a question of refund of court-fee. Pending the writ appeal filed by the appellant-petitioner, he got the relief, he wanted outside the court. At his request, the writ appeal had been dismissed as withdrawn. It had not been even numbered and was in the S. R. stage. The appellant therefore, applies for refund of court-fee.

2. There is no dispute that S. 70 of the court-fees and Suits Valuation Act has no application, for, none of the ground exists which would bring the case within its scope. In such a case, the course adopted by this court, in a number of cases, is that if it is so satisfied ex debito justitiae, it would certify that it is a fit and proper case for the revenue to refund the fee subject to the deduction of the usual spoliation charges.

3. One such case in point is Smt. Periathayya v. Narasinga Rao, . One of us referred to Thammayya Naidu v.

Venkataramanamma, ILR 55 Mad 641 = (AIR 1932 Mad 438) and Chidambara Chettiar in re, ILR 57 Mad 1028 = (AIR 1934 Mad 566) and summed up the position.

"It follows, that this court has a limited power to order refund, in exercise of its inherent power under S. 151 C.P.C., but it does not extend to cases other than the instance mentioned in ILR 57 Mad 1028 = (AIR 1934 Mad 566)."

4. We are of the view that the matter should be looked at, not from the stand point of refund of court-fee to be directed by this court. That can only be in a case covered by the statutory provision. Where that provision has no application, but still the court thinks that, in the interests of justice, relief should be given to the parties, it will, as we said, direct a certificate to issue, as has been done in a number of cases, for refund of the court-fee subject to deduction of the usual percentage. It is on that basis, directed the

certificate to issue. Our attention has been invited to K. S. Venkataraman and Co. v. State of Madras 1966-2 Mad LJ 238. That case limited itself to the scope of S. 70 of the Act and did not go further to consider, whether outside S. 70, the court may issue such a certificate. The practice of issuing such certificates by this court has long come to stay and on the principle of stare decisis also we would say that the court may, in proper case, issue such a certificate.

5. In the present case, the writ appeal was but in the S. R. stage. It was not even numbered and was not posted for admission before this court. It should not be lost sight of that the charge of court-fee, is not as a tax but as a fee, as has been held by a Division Bench of this court. It this is borne in mind, there will be no difficulty in directing a certificate to issue in this case. There will be a direction for the issue of the usual certificate for the refund of court-fee subject to the reduction of the normal spoliation charges. the memorandum of writ appeal will be returned to the appellant.

6. Order accordingly.


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