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Ponnuthayee Ammal Vs. Kamakshi Ammal - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai High Court
Decided On
Case NumberA.A.A.O. No. 91 of 1976
Judge
Reported inAIR1978Mad226; (1978)1MLJ48
ActsHindu Marriage Act, 1955 - Sections 11; Marriage Laws (Amendment) Act, 1976 - Sections 16
AppellantPonnuthayee Ammal
RespondentKamakshi Ammal
Appellant AdvocateK. Sarvabhauman and ;R. Nandkumar, Advs.
Respondent AdvocateR. Krishnamurthy, D. Raju and ;A.R. Lakshmanan, Advs.
DispositionAppeal allowed
Cases ReferredGowriammal v. Thulasiammal
Excerpt:
- .....than on a petition under this act. it will be seen that under the amended section any child of a void marriage shall be legitimate notwithstanding the fact that a decree of nullity had not been granted in respect of that marriage under the hindu marriage act 1955. it is further provided under the amended section that the children of void marriages shall be regarded as legitimate whether such children had been born before or after the amendment of section 16 under the marriage laws (amendment) act 1976. in these - circumstances, the filing of the original petition no. 36 of 1974, itself would now seem, in retrospect, to be an exercise in superfluity. this amendment has rendered the technical issue raised as to the maintainability of the o. p. as a purely academic question. nevertheless,.....
Judgment:

Balasubrahmanyan, J.

1. This civil miscellaneous second appeal is brought before this court by one Ponnuthayee Ammal, widow of Veerabadra Pillai, in the following circumstances: Veerabadra Pillai has a daughter by another wife. This daughter filed a suit for partition in O. S. No. 25 of 1969. In that suit Ponnuthayee Ammal figured as a party. One of the issues in that suit was whether her marriage with Veerabadra Pillai was void, it having been contracted during the subsistence of an earlier marriage. The finding was that the marriage was void for that reason.

2. Ponnuthayee Ammal had children by Veerabadra Pillai. She was anxious to legitimize them, but it was possible to obtain legitimization only if her marriage with Veerabadra Pillai were declared a nullity under the Hindu Marriage Act, 1955. The finding in a collateral suit would not avail the children.

3. It is in these circumstances that Ponnuthayee filed an independent proceeding O. P. No. 36 of 1974 under Sections 5(1), 11 and 16 of the Hindu Mariage Act, 1955, for a decree for nullity of marriage on the basis that her husband had contracted the marriage with the petitioner during the subsistence of an earlier marriage. At the time this petition was filed, the husband was dead and gone. She however impleaded the daughter by the first wife as the defendant. The learned Subordinate Judge went into the merits of the petition, and, allowing the petition, granted a decree for nullity. He rejected the contention raised by the respondent that a petition for nullity by the wife is not maintainable over the dead body of the husband and that an application under Section 11 of the Hindu Marriage Act can only be maintained as against a husband living. The learned Judge rejected this contention relying upon certain observations of a Division Bench of this court consisting of Srinivasan and Venkatadri JJ. in Thulasi Ammal v. Gowriammal, : AIR1964Mad118 .

4. Against the decision of the learned Subordinate Judge, the respondentfiled an appeal on the one and only ground that the petition for nullity was not maintainable having been filed by the wife after the death of the husband. The learned Additional District Judge of Madurai accepted the contention put forward by the respondent and allowed the appeal and set aside the decree for nullity granted by the learned Subordinate Judge of Dindigul. The learned Additional District Judge seems to have regarded the observations made by Srinivasan and Venkatadri JJ. in Thulasi Ammal v. Gowri Ammal, : AIR1964Mad118 , as in the nature of obiter dicta. Relying on certain other decisions of this court rendered by learned single Judges, the learned Additional District Judge held that an application by a spouse for declaring the marriage null and void would not lie unless it was filed during the lifetime of the other spouse. The decision of the learned District Judge is now questioned in this civil miscellaneous second appeal.

5. The matter indeed has now become academic by reason of the amendment made to the Hindu Marriage Act in Section 16. Section 16 has been newly amended by Section 11 of the Central Act 63 of 1976. Under this section, as amended, it is declared that notwithstanding that a marriage is null and void under Section 11, any child of such marriage who would have been legitimate if the marriage had been valid, shall be legitimate, whether such child is born before or after the commencement of the Marriage Laws (Amendment) Act, 1976 and whether or not a decree of nullity is granted in respect of that marriage under the Act and whether or not the marriage is held to be void otherwise than on a petition under this Act. It will be seen that under the amended section any child of a void marriage shall be legitimate notwithstanding the fact that a decree of nullity had not been granted in respect of that marriage under the Hindu Marriage Act 1955. It is further provided under the amended section that the children of void marriages shall be regarded as legitimate whether such children had been born before or after the amendment of Section 16 under the Marriage Laws (Amendment) Act 1976. In these - circumstances, the filing of the original petition No. 36 of 1974, itself would now seem, in retrospect, to be an exercise in superfluity. This amendment has rendered the technical issue raised as to the maintainability of the O. P. as a purely academic question. Nevertheless, 1 think I must go into the question to give this appeal a proper disposal. I must say that I do not agree with the views expressed by the learned Additional District Judge as to the maintainability of a petition by a spouse for declaring a marriage null and void after the death of the other spouse. As has been pointed out by Srinivasan and Venkatadri JJ. in Thulasi-ammal v. Gowriammal, : AIR1964Mad118 it seems to me that whether the application for nullity is filed by the spouse for establishing the invalidity of the marriage for its own sake or for collateral purpose of deciding the legitimacy of the issue, the real purpose of such a proceeding is only to establish the petitioner's own status and for establishing that question it is not necessary that the other spouse should be living. This was so held by Srinivasan J. and with respect, I agree with that opinion.

6. With respect, I do not share the views of Ramanujam J. in Ramayammal v. Muthammal, : AIR1974Mad321 and also an earlier decision of Ramakrishnan J. in Gowriammal v. Thulasiammal, : AIR1962Mad510 . In the result, I allow this civil miscellaneous second appeal, but in the circumstances, without costs.

7. Appeal allowed.


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