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Gopal Reddi Vs. Chenna Reddi and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad158
AppellantGopal Reddi
RespondentChenna Reddi and anr.
Cases ReferredNield v. London and North
Excerpt:
.....not suggested that the act complained of was done otherwise than with the object of protecting the defendants' lands. 355 was the inroad of the sea brought about, one may presume, by peculiar conditions of tide, wind and the like. i fail to understand why the periodical rising of a stream, consequent on the fall of rain, should any the less be considered an extraordinary danger. the case seems to me precisely that stated in the digest xxxix (2). 8. there is a great distinction between protecting oneself from an apprehended danger and getting rid of the consequences of an injury, which has actually occurred. the distinction was clearly marked in whalley v. where an act of mere prevention is complained of, i think it must he shown that the defendant has in fact diverted the stream from its..........not suggested that the act complained of was done otherwise than with the object of protecting the defendants' lands. on the contrary, the district judge finds, as t understand, that in the absence of a bund the defendants' lands will become uncultivable; and it is for that reason, coupled with the fact that the plaintiff can by also raising a bund and clearing out the channel protect his own lands, that the district judge refused the injunction which the district munsif had granted.3. the question is whether, under these circumstances, any actionable wrong has been committed by the defendants.4. the only case cited in argument was nield v. london and north-western railway co. l.r. 10 ex. 4.5. in that case, the facts of which are certainly distinguishable from the present, bramwell, b.,.....
Judgment:

Shephard, J.

1. The plaintiff and the defendants are riparian proprietors, the former occupying lands lower down the stream than those occupied by the defendants. The stream is a jungle stream, not used for irrigation purposes and apt at times to rise suddenly and flood the lands through which it flows. In order to protect their lands against flooding and to keep the water to its proper channel, the defendants recently raised the bund along the bank of the stream and fortified it with stone. This is the act complained of by the plaintiff as wrongful, it being charged that the plaintiff's lands were, in consequence, inundated and sustained damage.

2. The complaint is that the bunds have been raised above the height at which they stood before, for it is found or admitted that it has been long the practice to have some sort of bunds. It is not suggested that the act complained of was done otherwise than with the object of protecting the defendants' lands. On the contrary, the District Judge finds, as T understand, that in the absence of a bund the defendants' lands will become uncultivable; and it is for that reason, coupled with the fact that the plaintiff can by also raising a bund and clearing out the channel protect his own lands, that the District Judge refused the injunction which the District Munsif had granted.

3. The question is whether, under these circumstances, any actionable wrong has been committed by the defendants.

4. The only case cited in argument was Nield v. London and North-Western Railway Co. L.R. 10 Ex. 4.

5. In that case, the facts of which are certainly distinguishable from the present, Bramwell, B., observes that 'in the case of a natural watercourse it may be that the riparian owner is entitled to protect himself against extraordinary floods by keeping off extraordinary water.'

6. In a later case, Whalley v. Lancashire and Yorkshire Railway Co. L.R. 13 Q.B.D. 131 Brett, M.R. citing the above case and Rex v. Payham Commissioners 8 B. & C. 355 says: 'There are two cases which have been decided. An extraordinary danger threatens you; you have a right to defend yourself against it before it has occurred to you. To protect yourself and only for the purpose of protecting yourself, you prevent the danger from happening to you, but the danger is so far common that the necessary consequence of its being prevented from happening to you is that it will happen to your neighbour. In so acting in defence of yourself or of your property, you have done nothing by any act intended to injure your neighbour, and you are not answerable, because the danger which has been diverted from you has done mischief to somebody else.'

7. The extraordinary danger in Rex v. Paqham Commissioners 8 B. & C. 355 was the inroad of the sea brought about, one may presume, by peculiar conditions of tide, wind and the like. I fail to understand why the periodical rising of a stream, consequent on the fall of rain, should any the less be considered an extraordinary danger. The case seems to me precisely that stated in the Digest XXXIX (2).

8. There is a great distinction between protecting oneself from an apprehended danger and getting rid of the consequences of an injury, which has actually occurred. The distinction was clearly marked in Whalley v. Lancashire and Yorkshire Railway Co. L.R. 13 Q.B.D. 131 where it was held that the defendants were liable because, a misfortune having happened, they had transferred it from their own land to that of the plaintiff's.

9. It is quite another matter to hold that the landowners are not at liberty to improve their land by keeping a stream within bounds. Where an act of mere prevention is complained of, I think it must he shown that the defendant has in fact diverted the stream from its natural course. Here, as I understand the facts, the stream, when in flood, took no definite course but simply spread itself over the defendants' lands and so did not come in its full volume to the plaintiff's lands. 'What the defendants have endeavoured to do is to confine the Hood water to the ordinary channel and it is open to the plaintiff to adopt the same measures of defence. Instead of so doing the plaintiff in effect demands that the defendants' land shall for ever continue to remain subject to periodical inundation and therefore less fit for cultivation than it might otherwise be. At present it is true that the plaintiff has only succeeded in getting damages, but if the judgment is right and the defendants, notwithstanding it, persist in maintaining their bunds there can be no reason why the demand for an injunction should not, on some other occasion, be granted.

10. In the view which I take of the facts as found the plaintiff' has not succeeded in proving any actionable wrong to have been committed by the defendants.

Davies, J.

11. I think there ought to be a finding in the following issue--Could the defendants have protected their property by any other means than those they adopted, by which other means no damage would have been done to the plaintiff's land. In the case of 'a sudden and extraordinary casualty' such as the flood in Nield v. London and North-Western Railway Co. L.R. 10 Ex. 4 the principle seems to me one of 'sauve qui pent.' In cases where the casualty is of common recurrence and expected as in this case it is found to have been, I think the defendants, if it was reasonably possible, should have adopted protective works that would not have hurt their neighbour. If no other measures than those they did adopt were reasonably practicable, then they were justified on the ground that the damage caused was inevitable. Hence the issue I propose.

Shephard, J.

12. Agreed to the suggested issue, reserving the question whether the defendants would be liable even if some other equally efficacious expedient might have been adopted by them without any evil consequence to the plaintiff.


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