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Veeramreddi Subbarami Reddi Alias Balakrishna Reddi Vs. Veeramreddi Sankaramma - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Case NumberCivil Revn. Petn. No. 1790 of 1948
Judge
Reported inAIR1951Mad654
ActsCode of Civil Procedure (CPC) , 1908 - Order 22, Rule 3; Hindu Law
AppellantVeeramreddi Subbarami Reddi Alias Balakrishna Reddi
RespondentVeeramreddi Sankaramma
Appellant AdvocateV. Venkatachari and ;T. Rangaswami Iyengar, Advs.
Respondent AdvocateK.S. Champakesa Iyengar and ;K.C. Srinivasan, Advs.
DispositionPetition dismissed
Excerpt:
- .....who is the mother of defendant 2. on his death, the surviving widow applied to be added aa his legal representative and to continue the suit asking for the share to which she is, admittedly, entitled under the hindu women's property act.2. the learned subordinate judge quite rightly in my opinion allowed her petition to be added as her late husband's legal representative. the learned advocate for one of the sons opposes on the ground that the legal representatives of the deceased are his sons and that if the petitioner is added as a plaintiff the character of the suit will change. under order 22, rule 3, civil p. c., the legal representative of the deceased plaintiff must be added in the event of a sole surviving plaintiff dying and the right to sue surviving. the point which arises.....
Judgment:
ORDER

Mack, J.

1. The petitioner in Interlocutory Appln. No. 686 of 1948 in O. S. No. 112 of 1947 on the file of the Subordinate Judge's Court, Nellore, is the widow of the plaintiff who died after filing a suit against his two sons, his brother and his son. He had two wives one of whom was the mother of defendant 1 and the petitioner who is the mother of defendant 2. On his death, the surviving widow applied to be added aa his legal representative and to continue the suit asking for the share to which she is, admittedly, entitled under the Hindu Women's Property Act.

2. The learned Subordinate Judge quite rightly in my opinion allowed her petition to be added as her late husband's legal representative. The learned advocate for one of the sons opposes on the ground that the legal representatives of the deceased are his sons and that if the petitioner is added as a plaintiff the character of the suit will change. Under Order 22, Rule 3, Civil P. C., the legal representative of the deceased plaintiff must be added in the event of a sole surviving plaintiff dying and the right to sue surviving. The point which arises is, does the husband's right to sue survive to anybody? Mr. Vedantachari argues that it does not ; that the suit mast abate and that the widow must claim her relief for partition in a separate suit, I am quite unable to agree and can see no legal impediment to the widow being added as legal representative of her husband and to ask for the share to which she is entitled in law on the death of her husband in the same suit which he instituted during his lifetime. There appears to be no necessity to drive his widow to a separate suit on which fresh court-fee is payable. In a suit for partition such as this it is sometimes difficult to pick out particular members of a family as legal representatives of a deceased plaintiff. The additional criterion is in such a case to whom the right to sue survives. In this case, there can, in my view, be no doubt that the husband's right to file this partition suit survives to his widow, for it must be remembered that he has filed this partition suit against his own sons who would otherwise be his legal representatives.

3. The petition is dismissed with costs.


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