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Natesa Pillai Vs. Kannammal Anni and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1924)46MLJ181
AppellantNatesa Pillai
RespondentKannammal Anni and ors.
Cases ReferredSubbarayadu v. Ramadasu
Excerpt:
- .....on account of his absence.4. as he did not get himself brought on the record at that time, the suit abated under order 22, rule 3 of the code of civil procedure upon 6 months expiring after the plaintiff's death;and as he did not apply subsequently to have the abatement set aside, the present application presented on october 10th, 1918 is out of time and incompetent.5. it is true that the district munsif erroneously held that the suit had not abated because the plaintiff's death occurred between the passing of the preliminary and the final decrees.6. but this court has held in lakshmi achi v. subbarama 28 mlj 491 that the suit is continued till the stage of final decree is reached. see also subbarayadu v. ramadasu (1921) 42 mlj 301, which is a direct authority for holding that after.....
Judgment:

1. The appellant claims to be the legal representative of the plaintiff, who obtained a preliminary decree in a mortgage suit in O.S. No. 97 of 1912.

2. The plaintiff admittedly had died before this appellant applied on November 29th, 1915 to be recognised as the heir of the plaintiff and to get a final decree passed.

3. His application was dismissed on February 9th 1916 on account of his absence.

4. As he did not get himself brought on the record at that time, the suit abated under Order 22, Rule 3 of the Code of Civil Procedure upon 6 months expiring after the plaintiff's death;and as he did not apply subsequently to have the abatement set aside, the present application presented on October 10th, 1918 is out of time and incompetent.

5. It is true that the District Munsif erroneously held that the suit had not abated because the plaintiff's death occurred between the passing of the Preliminary and the final decrees.

6. But this Court has held in Lakshmi Achi v. Subbarama 28 MLJ 491 that the suit is continued till the stage of final decree is reached. See also Subbarayadu v. Ramadasu (1921) 42 MLJ 301, which is a direct authority for holding that after the abatement of the suit, an application to pass a final decree, which is not made within the time provided by law, should be dismissed as time barred.

7. This Civil Miscellaneous Second Appeal is therefore dismissed with costs.


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