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Thathamangalath and ors. Vs. Krishna Nambudripad and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Reported inAIR1934Mad286
AppellantThathamangalath and ors.
RespondentKrishna Nambudripad and anr.
Cases ReferredKesavan Unni v. Nicholas
Excerpt:
- - these properties belong to the-well-known mallisseri illom an ancient and historic nambudri family in south malabar. by the advice of well-wishers and relatives of the family no. 7 it was stated that all these stipulations shall be binding on us as well as on the heirs who may come in succession to the illom in accordance with para. though she was allowed to undergo purification ceremony unnimaya did not like to remain apart from her daughter unnikkali who had been expelled from caste. his other contentions related to the difficulties which according to the learned sub-ordinate judge stood in the way of the plaintiffs' success even in the jvent of the adoption being held invalid. 1 and adopted defendant 1. what she purported to do and actually did appears to be perfectly clear from..........were nambudri brahmins. in 1872 defendant 1 and her mother, the sole surviving members of their illom - there being no attaladakkam heirs - appointed defendant 2 to be heir to their illom and to marry and raise up issue for it. defendant 1 had previously been given in sarvaswadhanam marriage to a member of another illom who however had died without issue. the case of the plaintiff was that the appointment of defendant 2 was invalid, that defendant 1 was without heirs and that therefore the property of the illom would escheat on her death to the crown. in deciding the point which they decided against the plaintiff the learned judges discussed the general question what was the law applicable to the nambudri brahmins of malabar and whether under that law the appointment of defendant.....
Judgment:

1. This appeal arises out of a suit instituted by the plaintiff to recover properties which are in the possession of the defendants. These properties belong to the-well-known Mallisseri illom an ancient and historic Nambudri family in South Malabar. This illom possesses considerable properties both in the British territory of South Malabar and in the Cochin State. The suit properties form only a very small portion of those situated in South Malabar. Defendant 1 claims right to the properties under Ex. A, a settlement deed executed by one Unnikali Antharjanam, wife of Mallisseri Krishnan Nambudri, by which he was adopted to the illom. Defendant 2 is the mother of defendant 1. The plaintiffs dispute the validity of the adoption and claim the properties as the reversionary heirs to the Mallisseri illom. The learned Subordinate Judge of South Malabar at Calicut upheld the adoption and dismissed the plaintiffs' suit. The following genealogical tree will explain the relationship of the parties:

Mallisseri Krishna Nambudri= Unnikali Antharjanam| ----------------------------------------------------------------| | | |Parameswaran Madhavan Devasena SavithriNambudri Nambudri Pathanthadi Antharjanam=Unnimaya Antharjanam defendant 2| | |Unnikali Plaintiffs 1 and 2 defendant 1Antharjanam

2. One Krishnan Nambudri was the karnavan of the Mallisseri illom about 40 years ago. He died leaving behind him his widow Unnikali Antharjanam and children Parameswaran Nambudri, Madhavan Nambudri, Devasena Pathanthadi Antharjanam and Savithri Antharjanam. Parameswaran Nambudri married Unnimaya Antharjanam and Un-nikkali is their daughter. Madhavan Nambudri died unmarried in the year 1921-23. Plaintiffs and defendant 1 are the children of Devasena and Savithri, sisters of Parameswaran and Madhavan. At the time of the death of Krishnan Nambudri Mallisseri Illom consisted of his widow Unnikkali Antharjanam, his sons Parameswaran Nambudri and Madhavan Nambudri, Unnimaya the wife of Parameswaran Nambudri, and their minor daughter Unnikkali.

3. The circumstances which led to the adoption of defendant 1 by Unnikkali Antharjanam may now be briefly narrated. In 1904 the Raja of Cochin held a 'kalavicharam', a Court of inquiry, in which a considerable number of persons were accused of having had illicit intercourse with a Nambudri lady named Savithri Antharjanam. As a result of this enquiry both Parameswaran Nambudri and Madhavan Nambudri of the Mallisseri illom were out casted. As Unnikkali, the daughter of Parameswaran Nambudri, was born after the date of Parameswaran Nambudri's illicit intimacy with Savithri Antharjanam, according to usage, she was also expelled from caste along with her father. Thus after the enquiry, the only members of the illom who retained caste were Unnikkali Antharjanam and her daughter-in-law Unnimaya. In 1903 (see Ex. 1) dated 6th August, the five members constituting the illom executed a family karar by which certain properties were set apart for the maintenance of the expelled members Parameswaran Nambudri, Madhavan Nambudri and Unnikkali. The remaining properties were handed over to the management of Unnikkali Antharjanam and Unnimaya. Besides this arrangement relating to the properties, the karar contained also another arrangement and this related to the adoption of a boy. This arrangement is referred to in para. 12 which is as follows:

Nos. 1 and 2 (i.e., Parameswaran Nambudri and Madhavan Nambudri) have authorized Nos. 3 and 4 (Unnikali Antharjanam and Unnimaya) to adopt a boy by the process of adoption or otherwise, so that the illom may have a male issue and may prosper. If No. 4 did not consent to take an adoption as aforesaid, No. 3 shall have the exclusive right to it.

4. It was also arranged in the karar that after the death of Nos. 1 and 2 the properties held by them should lapse to the illom. Parameswaran Nambudri died some time in 1908-09. After his death, in 1911, a 'partition karar' was entered into by Madhavan Nambudri his brother, Unnikkali Antharjanam, the widow of Krishnan Nambudri, Unnimaya Antharjanam, the widow of the deceased Parameswaran Nambudri, and her daughter TJnnikkali. As stated in the karar, it was executed as it was found that it was 'not possible or convenient for Madhavan Nambudri and the rest of the executants to continue as members of a joint family. By the advice of well-wishers and relatives of the family No. 1 (Madhavan Nambudri) was freed from all kinds of ties with the illom 'in order that the intention of para. 12 of the karar, see para. 1, may be fulfilled.' The karar referred to here is Ex. 1 executed in 1908. It was also stated that No. 1 relinquished all the rights which he possessed over the illom, its properties, dignities, etc., in order that he should remove the obstacle that stands in the way of 'acting in accordance with the stipulations contained in para. 12 of the karar' : see para. 3. Under the karar Madhavan Nambudri and Unnikkali were given some properties with entire rights of alienation in respect thereto. As Unnikkali was a minor, Madhavan Nam. budri was to manage the properties on her behalf and hand them over to her on her attaining majority. In para. 6 of the karar it was stated specially that Madhavan Nambudri

surrendered all the rights which he possessed over all the properties situated in the British territory and the Cochin State....

and in para. 7 it was stated

that all these stipulations shall be binding on us as well as on the heirs who may come in succession to the illom in accordance with para. 12 of the karar....

5. Parameswaran Nambudri having died and the rights of Madhavan Nambudri and Unnikkali to the illom properties having been relinquished under the partition karar, the only persons who retained rights to the properties after Ex. 2 were Unnimaya, the widow of the deceased, Parameswaran Nambudri, and her mother-in-law Unnikkali Antharjanam, the widow of Krishnan Nambudri. Though she was allowed to undergo purification ceremony Unnimaya did not like to remain apart from her daughter Unnikkali who had been expelled from caste. She therefore by a 'deed of surrender' (Ex. 3) (Avakasam Ozhimuri) surrendered her rights to the family properties and dignities for a money consideration, and this was executed in favour of the only remaining member of the illom, Unnikkali Antharjanam. Madhavan Nambudri died in 1921-22. In 1915 Unnikkali Antharjanam executed a dead of settlement, Ex. A, and by it adopted defendant 1. After stating in para. 1 that she has become the exclusive heir and manager to the Malliseri illom and its properties, she stated in para. 2, Ex. A, that in order to avert the line becoming extinct and in order to carry out the stipulations of para. 12 of the karar of 1908, that is Ex. 1, she has appointed, - 'adopted' in the document is wrong translation, - and accepted the minor named Krishnan...as heir to the Mallisseri illorn and its properties and to the titles and dignities such as exclusive urayma, joint urayma and so forth. This adopted boy is defendant 1. In para. 3 of the karar it was stated that

the adopted Krishnan, when he attaina marriageable age, should enter into marriage so as to beget heir to the said Mallisseri Illom.

6. The adoption of defendant 1 effected in the above circumstances was upheld' by the learned Subordinate Judge on various grounds. He held that what Unnikkali Antharjanam did was not to adopt defendant 1 to any particular individual, as under the Hindu law, but what she did was to appoint him an heir to the Mallisseri illom and that she was entitled to do this both under the various documents above referred to and also, apart from them, under the special law applicable to the Nambudris, she happening to be the last female member of the illom. He also held that Unnikkali Antharjanam became the full owner of the Mallisaeri illom properties under Exs. 2 and 3, and as such she had absolute rights to convey them to defendant 1 and that

even if Ex. A is not to be treated as a deed o adoption, it can be treated as a deed of conveyance under which the last owner of the suit properties assigned all her interest in the same in favour of defendant 1.

7. He ended the judgment by pointing out various other difficulties which the plaintiffs had to meet before they could succeed in the suit. In appeal, Mr. Govinda Menon, on behalf of-the appellants, contended that so long as Madhavan Nambudri was in existence Unnikkali Antharjanam could not adopt, that she had not become the last female member of the Mallisseri illom to entitle her to appoint an heir to the illom even under the Nambudri law and that as power to adopt was given both to her and Unnimaya jointly, adoption by Unnakali alone is invalid. He also contended that Unnikkali Antharjanam had only a widow's estate in the Illom properties and that Ex. A as a deed of conveyance is invalid. His other contentions related to the difficulties which according to the learned Sub-ordinate Judge stood in the way of the plaintiffs' success even in the jvent of the adoption being held invalid. It the very outset it may be mentioned that if defendant 1's adoption were governed by the principles of the Mitakshara law then the adoption would be invalid, for under that law the adoption by a widow is made to an individual and no adoption can be made so long as Madhavan Nambudri was alive; and further, it will be a question whether the widow, i.e. the mother, could be validly authorized to adopt by her children as in the present case. It is unnecessary to discuss these questions as it is conceded that if the adoption is to be tested by the principles of the ordinary Hindu law then it may be held to be invalid on one or all of the grounds urged by the appellants' counsel : but what is argued by the respondents' counsel is that what has taken place in the present case is not adoption as understood in Hindu law but appointment of an heir to an Illom by its last female member to prevent its extinction and that this is justified under the law applicable to the Nambudries. Having regard to the above arguments the questions arising for determination are (1) what is the true nature of the adoption of the defendant 1 by Unnikkali? that is, is it an adoption as understood in the law of the Mitakshara or is it something different, to which considerations arising under the Mitakshara law will not apply? (2) whether the adoption is valid in whichever sense it is understood.

8. To grasp the true nature of what was done by Unnikkali Antharjanam under Ex. A, we are first to she what she and Unnimaya, the wife of Parameswaran Nambudri, were authorized to do by the male members under Ex. 1. Para. 12 of that document is very explicit. It says that

Nos. 1 and 2 have authorized Nos. 3 and 4 to adopt a boy by the process of adoption of otherwise, so that the Illom may have a male issue.

9. It follows from this direction that the object of the adoption was to get an heir to the Illom and not to any particular individual as under the Hindu law, so that if a boy is adopted he will be the Illom's heir and not the heir of the last male owner. This stipulation contained in the karar is referred to again in Exs. 2 and 3. It was under Ex. A, styled a 'deed of settlement,' that Unnikkali acted on the authority conferred upon her by Ex. 1 and adopted defendant 1. What she purported to do and actually did appears to be perfectly clear from its terms which have been already quoted. After stating that by virtue of Exs. 2 and 3 she has become the 'exclusive heir and manager to the Illom (Mallisseri) and its properties' she says in para. 2 that 'in order to avert the Illom becoming extinct as there is no chance of any heirs being born to it' she consulted her relatives who advised her to act is accordance with the stipulation contained in para. 12 of the karar (Ex. 1). The paragraph concludes with this important statement:

Hence I have appointed and accepted the minor named Krishnan (defendant 1) the son of the Nambudri as heir to the Mallisseri Illom and its properties.

10. The portion italicised shows that what Unnikkali Antharjanam did was this, viz., that she appointed defendant 1 as heir to the Illom as she was authorized to do so under para. 12 of Ex. 1. Ia para. 3 of Ex. A there is a direction that when defendant 1 attains marriageable age he should marry so as to beget heir to the said Mallisseri Illom. Defendant 1 was appointed an heir to the Illom under Ex. A and he in his turn was asked to get heirs to the Illom by marriage. Thus from the documents it be comes clear that what really took place under the designation of adoption was the appointment of an heir to the Illom by Unnikkali Antbarjanam. The learned Counsel for the respondents arguas that this form of adoption consisting in the appointment of an heir to an Illom by the last female member for begetting issues to perpetuate the Illom, invalid though it is under the Hindu Law, is sanctioned by the law and usage prevailing amongst the Nambudris and is therefore valid. The appellants' learned Counsel meats the argument by saying that even under what is claimed to be the Nambudri Law the appointment of an heir to perpetuate an Illom when there is an attaladakkam heir in existence is invalid. On this point he further contends that Unnikkali Antharjanam was not the last surviving female member of the Illom when she made the adoption.

11. The important question for determination is what is the law applicable to the Nambudries generally and whether the adoption in question, the nature of which we have explained above, is sanctioned by the law prevailing amongst them. The whole question of the law relating to the Nambudries was very fully discussed in Vasudevan v. Secy, of State (1888) 11 Maad. 157. In that case the question arose in a suit to declare the Crown to be entitled to the property of one Thammarasseri Illom on the death of defendant 1 notwithstanding the disposition made by that defendant in favour of defendant 2. The defendants were Nambudri Brahmins. In 1872 defendant 1 and her mother, the sole surviving members of their Illom - there being no Attaladakkam heirs - appointed defendant 2 to be heir to their Illom and to marry and raise up issue for it. Defendant 1 had previously been given in sarvaswadhanam marriage to a member of another Illom who however had died without issue. The case of the plaintiff was that the appointment of defendant 2 was invalid, that defendant 1 was without heirs and that therefore the property of the Illom would escheat on her death to the Crown. In deciding the point which they decided against the plaintiff the learned Judges discussed the general question what was the law applicable to the Nambudri Brahmins of Malabar and whether under that law the appointment of defendant 2 as heir to the Illom by defendant 1 was valid. On the first point they came to the conclusion that the Nambudri Brahmins migrated to Malabar before the Mitakshara had been written and that they are governed by Hindu Law,

except so far as it is shown to have been modified by usage or custom having the force of law, the probable origin of the usage being either some doctrine of Hindu law as it stood at the date of the Settlement though now obsolete, or some Marumakkathayam usage.

12. This statement of the law has been accepted in the subsequent decisions' of this Court - See Vishnu Nambudri v. Akkammaa (1911) 34 Mad. 496 and Narayanan Nambudri v. Ravunni Nair : AIR1925Mad260 . This being their view, before deciding the second point they issued a commission to the Munsifs in South Canara and in North and South Malabar to take evidence as to

what are the rights and powers of a lady in a Brahmin illom who has survived all the male members of the illom, and who has no known attaladakkars, as to the disposal of the property of the illom and the adoption of members to continue the family.

13. A commission was also issued from the High Court to the High Court of Travancore and the Appeal Court of Cochin for the elucidation of this question. After receiving the evidence, elaborately discussed in the judgment, they came to the conclusion that there was a custom to the effect that the sole surviving Antharjanam of a Nambudri Illom is entitled to appoint an heir in order to perpetuate her Illom. This form of affiliation is referred to both by Mr. Bamachandra Ayyar (See Chap. 5 Section 85) and Mr. Wigram (See Chap, 1) in. their books on Malabar law. Both these writers refer to the appointment of an heir as akin to the Kritrima form of adoption in force in the Mithila country. The learned Judges refer to those facts in the course of the judgment. If the decision in Vasudevan v. Secy, of State (1888) 11 Mad. 157 applies to this case, there can be no doubt that the adoption of defendant 1 should be held to be valid.

14. But it is contended that the decision is inapplicable because in the case before us when Unnikkali Antharjanam made the adoption an attaladakkam heir did exist, which was not the case in Vasudevan v. Secy, of State (1888) 11 Mad. 157 and further the widow cannot be said to be the sole surviving member of the Illom as there were also other members living at the time. It is true that there were no attaladakka heirs in the Vasudevan v. Secy, of State (1888) 11 Mad. 157 and the learned Judges did not decide the question whether a widow can adopt when there are such heirs as it was not necessary for the purposes of the case before them. But it is interesting to note the opinion of the learned Judges as regards the evidence bearing on the point. After saying 'it is not suggested that there are atfcaladakkam heirs in this case', they say, that 'the bulk of evidence is in favour of her power.' The inclination of the learned Judge's view, though the question is left open, seems to be that even though an attaladakkam heir exists the sole surviving widow of a Nambudri illom can appoint an heir to the illom see Mr. Justice Sundara Ayyar's, Book, p. 227. It is not necessary to discuss this point any further as in our view having regard to the circumstances that took place before the adoption it must be held that Madhavan Nambudri has ceased to be an atfcaladakkam heir who can object to the adoption because of the important fact that he had become an outcaste as a result of excommunication and also of the further fact that he had authorised the adoption severing all his ties with the illom under the documents already referred to. Here it may be stated it is nobody's case that either Madhavan Nambndri or for that matter any other members of the family objected to the adoption. The following passage from the Hindu Law of Adoption by Sircar has a bearing on the question under discussion. The learned author says, (p. 197):

You will bear in mind that the character of sonship consists in the capacity to take the heritage and the capacity to present funeral oblations, the two together constitute the status of a son; apostates and outcastes who do not possess the latter capacity, cannot, therefore fill the full character of a son according to Hindu Law. A man having a son of that description cannot but be regarded as 'sonless' in the contemplation of Hindu Law. It would therefore appear that the existence of such a son does not debar the father from adopting a son.

15. It would therefore follow that the existence of Madhavan Nambudri cannot be considered to be a legal impediment to the adoption of defendant 1. The next question is whether Unnikkali Antharjanam when she adopted defendant 1 was the last surviving female member of the illom. Having regard to the circumstances of the case there cannot be any doubt on this point. From the facts already narrated at the commencement of the judgment it will appear that at the time of the adoption Parameswaran Nambudri had died, Madhavan Nambudri was alive but being an outcaste had left the illom renouncing, as we have seen, all his rights and dignities and taking away some properties for his maintenance. So also Unnimaya, the wife of Parameswaran Nambudri, and her daughter had left the illom renouncing their rights. In the very first arrangement effected, that is Ex. 1, soon after the excommunication the only unpolluted members of the family, namely, Unnikkali the widow and her daughter-in-law Unnimaya were authorized to adopt a boy by all the members. In the next arrangement Madhavan Nambudri and Unnikkali, the excommunicated daughter of Parameswaran Nambudri, severed their connexion with the illom. Then there re-mained in the illom only two female members, the wife of the deceased Parameswaran Nambudri, and Unnik kali the widow. These had not come under the ban of excommunication. But of these two, in 1911 Unnimaya feeling herself polluted by having taken prohibited food in company of her child left the family surrendering her rights for a consideration.

16. It is clear that all these arrangements were made to facilitate the adoption of a boy, and when Unnimaya left the illom the adoption of a boy by Unnikkali and his subsequent life in a pure atmosphere were the uppermost thoughts in her mind. All the members of the illom having surrendered their rights and left the illom, the only person who could adopt an heir to the illom to perpetuate it was Unnikkali the widow of Krishnan Nambudri and being thus left the sole individual to give effect to para. 12, Ex. 1 she adopted defendant 1. We cannot accede to the argument of Mr. Govinda Menon that to become the sola1 surviving member of the illom all ifes other members should have ceased to exist by reason of death. In our opinion the present case clearly falls within the principle of the decision in Vasudevan v. Secy of State (1888) 11 Mad. 157 and therefore it should be held that the adoption of defendant 1 is valid. In this connexion we may observe, as held in a subsequent decision, viz., Kesavan Unni v. Nicholas (1912) 15 I.C. 100, that the usage among Nambudries permitted a male and two females of an illom to validly affiliate another-by requiring a member of another illom to marry and beget issue for the first illotn.

17. It being our view that apart from the documents which authorized her to adopt, Unnikkali Antharjanam had inherent power to adopt under the Nambudri law, the question raised by Mr. Govinda Menon whether the authority to adopt jointly given to Unnimaya and Unnikkali can be legally exercised by Unnikkali alone, does not arise for consideration. But it may be stated that Unnimaya had surrendered all her rights in the illom properties under Ex. 3. In the view that we take of the case it is also not necessary to decide the question whether Ex. A, the deed of adoption, can be regarded as a deed of settlement entered into between Unnikkali and defendant 1 the alternative ground on which the lower Court has based its decision. For the above reasons, the decision of the lower Court is confirmed and this appeal is dismissed with costs. It is interesting to note that the validity of the adoption has been upheld in the Cochin Courts.


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