Skip to content


Narasimmulu Vs. Gulam HussaIn Sait and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1893)ILR16Mad71
AppellantNarasimmulu
RespondentGulam HussaIn Sait and anr.
Cases ReferredSee De Sauza v. Secretary of State
Excerpt:
probate and administration act - act v of 1881, sections 45, 82--administration de bonis non--will relating to self-acquired property--suit by testator's son. - - 428. as at the present time the estate of the testator is absolutely unrepresented, this suit must fail and we dismiss this appeal with costs......bulk of his property to his adopted son, the plaintiff. it was not disputed that c. lutchminarasu chetty's property was self-acquired. chenchammal, the executrix, took out probate of the will and proceeded to deal with the property, but before she had fully administered the property she died. by an instrument dated 14th july 1887, exhibit b, she appointed certain persons to be guardians of the minor son, the plaintiff. it must be taken for the purposes of the present suit that chenchammal died intestate and without having fully administered the estate. the defendants admit that the sum claimed is due from them for rent and pay the amount claimed, viz., rs. 3,230 into court, but they allege that the plaintiff is not entitled to bring this action on the ground that he is not the duly.....
Judgment:

1. This is an appeal by the plaintiff against a decree of Mr. Justice Wilkinson dismissing the suit.

2. The plaintiff, an infant, by his next friend, brought a suit against the defendants, alleging that the defendants were tenants of certain premises under a lease granted by plaintiff's adoptive father since deceased, that the rent of the premises is in arrear, and that defendants refuse to pay the same to the plaintiff. It was alleged in the plaint that, since the death of testator, defendants held the premises as plaintiff's tenants, but that point was not pressed. It appears that the late C. Lutchminarasu Chetty, plaintiff's adoptive father, granted a lease of certain premises on the 18th June 1886. In March 1887, G. Lutchminarasu Chetty died having made a will appointing his wife, Chenchammal, the executrix, and leaving the bulk of his property to his adopted son, the plaintiff. It was not disputed that C. Lutchminarasu Chetty's property was self-acquired. Chenchammal, the executrix, took out probate of the will and proceeded to deal with the property, but before she had fully administered the property she died. By an instrument dated 14th July 1887, Exhibit B, she appointed certain persons to be guardians of the minor son, the plaintiff. It must be taken for the purposes of the present suit that Chenchammal died intestate and without having fully administered the estate. The defendants admit that the sum claimed is due from them for rent and pay the amount claimed, viz., Rs. 3,230 into Court, but they allege that the plaintiff is not entitled to bring this action on the ground that he is not the duly constituted representative under the will of C. Lutchminarasu Chetty. We are of opinion that the learned Judge was right in dismissing the suit. The present plaintiff does not represent the estate of C. Lutchminarasu Chetty as, by his will, duly proved, the whole of his estate vested in the executrix Chenchammal, and it is not suggested that the plaintiff sues either as representing the executrix or as administrator de bonis non of the testator. We are of opinion that, as the executrix of the will died intestate and without having fully administered the trusts of the will, an administration of another sort becomes necessary This is called administration de bonis non, that is, of the goods left unadministered by the former executor. See Section 45, Probate and Administration Act No. V of 1881. We are further of opinion that the word ' may ' in that section is not to be construed as merely permissive, but as directory as showing the course which the Legislature intends shall be adopted. See De Sauza v. Secretary of State 12 B.L.R. 428. As at the present time the estate of the testator is absolutely unrepresented, this suit must fail and we dismiss this appeal with costs.

3. Branson and Branson, Attorneys for Respondents.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //