Skip to content


Alla Subba Reddi Vs. Vanga Koti Reddi and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1949)1MLJ425
AppellantAlla Subba Reddi
RespondentVanga Koti Reddi and anr.
Cases ReferredSubramania Chettiar v. Sinnammal
Excerpt:
- - 1. i am of opinion that these civil revision petitions must fail. the other set of appeals by the other defendants in the two suits shared a better fate they were allowed after the dismissals for default of the appeals by the petitioner before me but before the dismissal by this court of the c. the concluding words of the rule, namely, although such respondents or parties may not have filed any appeal or objection 'seem to suggest that where he pursued such a remedy but failed he could not apply under this rule......fail. the point raised is one with reference to the power of the court under order 41, rule 33, civil procedure code, which the leaded subordinate judge of tenali refused to exercise by his orders under revision.2. i shall state a few facts in order to make the legal position arising for decision clear. there were two suits each one of which was by different plaintiff against the same two defendants, for damages for malicious prosecution. it was alleged in the plaint in each suit that the two defendants had conspired to initiate a criminal prosecution. the cause of action alleged in each suit was, it may by taken, identical. the suits were decreed by the trial court and two sets of appeals were taken to the appellate court by each of the two defendants in the suit. one set of appeals......
Judgment:

Raghava Rao, J.

1. I am of opinion that these civil revision petitions must fail. The point raised is one with reference to the power of the Court under Order 41, Rule 33, Civil Procedure Code, which the leaded Subordinate Judge of Tenali refused to exercise by his orders under revision.

2. I shall state a few facts in order to make the legal position arising for decision clear. There were two suits each one of which was by different plaintiff against the same two defendants, for damages for malicious prosecution. It was alleged in the plaint in each suit that the two defendants had conspired to initiate a criminal prosecution. The cause of action alleged in each suit was, it may by taken, identical. The suits were decreed by the trial Court and two sets of appeals were taken to the appellate Court by each of the two defendants in the suit. One set of appeals. that is by the petitioner before me was dismissed for default and the C.M.A.s preferred to this Court against the order of refusal to set aside the dismissals for default were also dismissed by this Court. The other set of appeals by the other defendants in the two suits shared a better fate They were allowed after the dismissals for default of the appeals by the petitioner before me but before the dismissal by this Court of the C.M.A.s preferred by him. A few day after the dismissal of the C.M.A.s by this Court the petitioner applied under Order 41, Rule 33 of the Civil Procedure Code in the appeals of the other defendant which had by then been disposed of in his favour. The petitioner made the request to the appellate Court in those appeals that he may be added and that the same relief may be granted to him as had been granted to the appellant in those appeals. The learned Subordinate Judge rejected the request.

3. In my opinion the learned Subordinate Judge is right. Assuming as contended by Mr. Krishnamurthi, the learned advocate for the petitioner, that the party applying under Order 41, Rule 33 of the Civil Procedure Code need not have been a party originally to the appeal in which he applies, assuming that it would be enough if he was a party to the suit out of which the appeal has arisen, in which he seeks to apply, (vide Thirumalachariar v. Athimoola Karayalar (1932) 65 M.L.J. 15). I have no doubt however that the relief which can be granted under Order 41, Rule 33, Civil Procedure Code, can only be granted in a pending appeal, not in an appeal already disposed of. It is true that the latitude of the discretion vested in the Court under that provision of law is very large under the Full Bench ruling of this Court reported in Subramania Chettiar v. Sinnammal : AIR1930Mad801 , but the discretion is invokable obviously only in a pending appeal. Further, the party applying for relief in the present case already pursued his remedy by way of his own appeal which ended rather unfortunately for him in the dismissal for default which even more unfortunately became final by reason of the dismissal of the C.M.A.s preferred to this Court. The concluding words of the rule, namely, ' although such respondents or parties may not have filed any appeal or objection ' seem to suggest that where he pursued such a remedy but failed he could not apply under this rule. In view of these difficulties in the way of the petitioner his revision petitions are dismissed.

4. As the respondents in each civil revision petition were not represented by counsel, I asked for the assistance of Mr. V. V. Sastri as amicus curia when the last civil revision petitions came on for hearing before me. Mr. V.V. Sastri has appeared as requested. I thank him for the assistance rendered by him. No costs.


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