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Avaran Kutti (Minor) by Next Friend, Kalathingal Ithalukki Vs. Cheriyakkan and ors. - Court Judgment

LegalCrystal Citation
SubjectContract
CourtChennai High Court
Decided On
Case NumberSecond Appeal Nos. 503, 504 and 505 of 1949
Judge
Reported inAIR1953Mad480; (1953)IMLJ340
ActsLimitation Act, 1908 - Schedule - Articles 36 and 116
AppellantAvaran Kutti (Minor) by Next Friend, Kalathingal Ithalukki
RespondentCheriyakkan and ors.
Appellant AdvocateN.R. Sesha Iyer, Adv.
Respondent AdvocateN. Sundara Iyar, Adv.
DispositionAppeal dismissed
Cases ReferredJarvis v. Moy
Excerpt:
- - the words 'malfeasance, misfeasance or non-feasance' are well known species of torts. breach of contract occurs where that which is complained of is a breach of duty arising out of the obligations undertaken by the contract. the appeals fail and are dismissed with costs in s......aforesaid condition in the kaichit thedefendants are under an obligation to take proper care of the trees. it was obviously not intended to cover a case of vandalism on the partof the mortgagees. the duty not to cut awaythe trees arises independently of the contract.it is not an obligation undertaken under thecontract. therefore, article 36 directly applies tothe present suits filed by the appellant for therecovery of damages from the defendants on theground that they had cut and removed thetrees put in their possession. the courts beloware therefore right in holding that the actionis not 'ex contractu' but 'ex delicto' and, therefore,having been filed more than two years afterthe cause of action accrued, would be barredby limitation. the appeals fail and are dismissed with costs in.....
Judgment:

Subba Rao, J.

1. These appeals raise a question of limitation. One Avarankutti by next friend Ithalukki filed three suits, O.S. Nos. 638, 639 and 640 of 1945 on the file of the Court of the District Munsif of Parappanangudi against the defendant-mortgagees for recovery of amounts towards damages for having cut the trees in the mortgage property in their possession and for removing the same. The suits were filed more than two years after the alleged cutting of the trees. The learned District Munsif and on appeal, the learned District Judge held that the suits were barred by limitation under Article 36. Limitation Act. The plaintiff preferred the aforesaid three appeals.

2. Learned counsel for the appellant contended that the learned Judge was wrong in holding that the suits are governed by Article 36, Limitation Act. He would say that the appropriate article is Article 116 of the Act. Before proceeding to consider the facts of the instant case it may be convenient at this stage to consider the scope of Articles 36 and 116, Limitation Act. (His Lordship quoted the articles and stated.)

Article 36 applies to actions 'ex delicto' whereas Article 116 applies to actions 'ex contract^. If an action is founded on tort of one or other of the three kinds mentioned in Article 36, the suit for damages in respect thereof should be filed within two years when the wrong was committed. The words 'malfeasance, misfeasance or non-feasance' are well known species of torts. In Rustomji's Law of Limitation at page 657 they are described as follows:

'These torts are often considered as of three kinds, viz., non-feasance, or the omission of some act which a man is by law bound to do, misfeasance being the improper performance of some lawful act, or malfeasance, being the commission of some act which is in itself unlawful.'

These three tortious acts to come within the provisions of Article 36 should be independent of a contract. The question therefore is, what is the meaning of the words 'independent of contract' in Article 36. The meaning of the words has been felicitously brought out by Greer L. J. in - 'Jarvis v. Moy, Davies, Smith, Vandervell and Co.', (1936) 1 K.B. 399 (A). There the plaintiff sued the defendants, a firm of stock brokers, claiming damages for breach of his instructions as to the purchase of certain shares whereby he sustained a loss. For the purpose of ascertaining1 the scale of fees it was necessary to decide whether the action was founded on contract or on tort. The Court of Appeal held that the action was founded on contract. At page 40S Greer L. J. said:

'The distinction in the modern view, for this purpose, between contract and tort may be put thus. Where the breach of duty alleged arises out of a liability independently of the personal obligation undertaken by contract it is tort and it may be tort even though there may happen to be a contract between the parties, if the duty in fact arises independently of that contract. Breach of contract occurs where that which is complained of is a breach of duty arising out of the obligations undertaken by the contract.'

The question, therefore, is whether the present suits are based on breach of duty arising independent of the contract, or whether they are suits for recovery of damages for breach of a term of the contract. In the former case Article 86 would apply; in the latter case Article 116 would govern the case.

3. The three plaints practically contain similar allegations. The allegations in the plaint in O.S. NO. 640 of 1945 may be taken as a sample. In paragraph 4 it is stated:

'Without the knowledge and consent of the plaintiff and also contrary to the terms of the kaichit, defendants 1 and 2 have cut and removed one mango tree of the value of about Rs. 10, 28 cashewnut trees of the value of Rs. 3 each, 19 puduvanni trees of the value of Rs. 2 each and some other kuzhikkoors from and out of.1 the1 kuzhikoors standing on the schedule paramba under the kaichit described in para. 3(3) above and belonging to the plaintiff... ...........'

Paragraph 6 reads:

'As it has been expressly stipulated in the kaichit and also under the assignment deed set out in para. 3 above, that if the kuzhikkoors belonging to the jenmi are damaged, the tenant is liable for such amount of damages, defendants 1 and 2 are bound to pay the amount of damages in respect of the kuzhikkoors, and the plaintiff is entitled to get the same and he should also get the same. Hence this suit.'

Paragraph 8 says:

'The cutting of the kuzhikkoors set out above by defendants 1 and 2 without the knowledge and consent of the plaintiffs is an offence under the criminal law and is also punishable. This suit is not therefore maintainable in the Court of Small Causes and it is filed in this court.'

The Kaichit in the above suit, Ex, D. 6 contains similar allegations as the kaichits in the other suits. The material portion of Ex. D. 6 reads:

'In the event of the kuzhikkoors belonging to the kammal are destroyed or caused to be ruined on account of 'want of proper care on our part', the losses incurred in connection therewith, and the arrears of pattern and interest thereon, etc are always liable to our mortgage right herein.'

Under the aforesaid condition in the kaichit thedefendants are under an obligation to take proper care of the trees. It was obviously not intended to cover a case of vandalism on the partof the mortgagees. The duty not to cut awaythe trees arises independently of the contract.It is not an obligation undertaken under thecontract. Therefore, Article 36 directly applies tothe present suits filed by the appellant for therecovery of damages from the defendants on theground that they had cut and removed thetrees put in their possession. The Courts beloware therefore right in holding that the actionis not 'ex contractu' but 'ex delicto' and, therefore,having been filed more than two years afterthe cause of action accrued, would be barredby limitation. The appeals fail and are dismissed with costs in S.A. No. 503 of 1949. No leave.


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