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K. Venkatanarasimha Rao Vs. Hemadri Suryanarayana - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1926Mad325; (1926)50MLJ75
AppellantK. Venkatanarasimha Rao
RespondentHemadri Suryanarayana
Cases ReferredThakur Prasad v. Fakir Ullah I.L.R.
Excerpt:
- .....that section 647 of the code of 1882, which is equivalent to section 141 of the present code, included original matters in the nature of suits, such as proceedings in probate, guardianship, and so forth, and did not include executions. the question at issue in that suit was whether execution petitions were included in that section and it was definitely laid down that they were not so included. what was held to be included were original matters in the nature of suits, but this statement is not exhaustive. it is argued that an application under order 9 is not an original matter in the nature of a suit. it certainly is not a petition in a suit, for the suit is no longer on the file. it relates to a question quite independent of the suit and one which has to be determined on evidence as.....
Judgment:

Phillips, J.

1. The only question that arises here is whether Order 9 applies only to suits or whether, by reason of Section 141, it also applies to applications made under Order 9 itself. In this case an application to restore a suit was dismissed for default and a subsequent petition was filed to set aside that dismissal. The subsequent petition has been allowed and the original petition under Order 9 is now under enquiry.

2. The contention for the appellant is that the Court had no jurisdiction to treat the second application as one to which Order 9 is applicable. In Thakur Prasad v. Fakir Ullah I.L.R. (1894) All 106 it was laid down by the Privy Council that Section 647 of the Code of 1882, which is equivalent to Section 141 of the present Code, included original matters in the nature of suits, such as proceedings in Probate, Guardianship, and so forth, and did not include executions. The question at issue in that suit was whether execution petitions were included in that section and it was definitely laid down that they were not so included. What was held to be included were original matters in the nature of suits, but this statement is not exhaustive. It is argued that an application under Order 9 is not an original matter in the nature of a suit. It certainly is not a petition in a suit, for the suit is no longer on the file. It relates to a question quite independent of the suit and one which has to be determined on evidence as to matters which would be quite irrelevant to the suit. In this sense it seems to me to come within the meaning of the Privy Council's observations that Section 647 includes original matters in the nature of suits. This view has been taken by the Calcutta High Court in Bepin Behari Shaha v. Abdul Barik I.L.R. (1916) Cal 950 by the Lahore High Court in Abdul Rahman Shah v. Shahanna I.L.R. (1919) Lah. 339 and by the Bombay High Court in Lallubhai Vajeram v. Bai Magangavari I.L.R. (1893) 18 Bom. 59. There is one authority to the contrary, i. e., Ramgulam Singh v. Sheo Deonarain Singh (1919) 4 P LJ 287 which purports id follow a Full Bench of that Court reported at p. 133 of the same volume, but that Full Bench ruling in effect only repeated the decision of the Privy Council in Thakur Prasad v. Fakir Ullah I.L.R. (1894) All 106 where the question for determination was whether an execution petition would come under Order 9. The Division Bench which purported to follow the Full Bench ruling have not discussed the question at length but merely purport to follow the Full Bench, with all respect, hardly covered the point in issue. With all respect I agree with the rulings I have mentioned above and hold that the Court had jurisdiction to entertain this petition.

3. The revision petition must therefore be dismissed with costs.


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