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Ramaswami Udaiyar and anr. Vs. Sevu Ramu Aru Ramanathan Chettiar and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1941Mad373; (1941)1MLJ6
AppellantRamaswami Udaiyar and anr.
RespondentSevu Ramu Aru Ramanathan Chettiar and anr.
Excerpt:
- - instead of getting these appeals clubbed along with the appeal against the original decree, they allowed the main appeal to proceed ex parte and did not advance therein any claim that they might have, to scale down the debt under act iv of 1938. on 6th april, 1939, the main appeal was disposed of, the lower court's decree being slightly modified, but substantially the appeal failed......case under sections 8 and 19 and in the other case under sections 20 and 23 of act iv of 1938. the civil miscellaneous petitions have been preferred owing to the doubt whether a civil miscellaneous appeal would lie praying that these appeals may, if necessary, be converted into civil revision petitions. we have heard these matters on a preliminary objection without deciding the question whether the proper form should be an appeal or a revision petition. the decree out of which these applications arose was passed on the '23rd october, 1935. in february, 1936, the decree-holder preferred an appeal to the high court the main objection taken in appeal relating to the rate of interest. there was no stay of the lower court's decree and the decree-holder proceeded with its execution while the.....
Judgment:

Wadsworth, J.

1. The Civil Miscellaneous Appeals are preferred against the order of the District Judge rejecting applications filed in one case under Sections 8 and 19 and in the other case under Sections 20 and 23 of Act IV of 1938. The Civil Miscellaneous Petitions have been preferred owing to the doubt whether a Civil Miscellaneous Appeal would lie praying that these appeals may, if necessary, be converted into Civil Revision Petitions. We have heard these matters on a preliminary objection without deciding the question whether the proper form should be an appeal or a revision petition. The decree out of which these applications arose was passed on the '23rd October, 1935. In February, 1936, the decree-holder preferred an appeal to the High Court the main objection taken in appeal relating to the rate of interest. There was no stay of the lower Court's decree and the decree-holder proceeded with its execution while the appeal was pending and in November, 1937, brought to sale the petitioners' property. In March, 1938, the executing Court recorded an agreement whereby the sale should be set aside on certain terms, which were in fact not fulfilled. In June, 1938, the petitioners preferred these applications, one being for stay and the other, though it is styled an application under Sections 8 and 23 is in substance one under Sections 19 and 23 of the Act. On 26th September, 1938, the lower Court dismissed these applications holding that Act IV of 1938 so far as it affected the provisions of the Negotiable Instruments Act was ultra vires of the Provincial Legislature. In these applications a counter-affidavit was filed in which attention was drawn to the fact that there was an appeal pending in the High Court against the trial Court's decree. The petitioners filed the present appeals against the dismissal of their applications. Instead of getting these appeals clubbed along with the appeal against the original decree, they allowed the main appeal to proceed ex parte and did not advance therein any claim that they might have, to scale down the debt under Act IV of 1938. On 6th April, 1939, the main appeal was disposed of, the lower Court's decree being slightly modified, but substantially the appeal failed.

2. Now the preliminary objection taken to the maintainability of these Civil Miscellaneous Appeals,, assuming that an appeal lies (a matter on which we express no opinion) is, that the appeals have become infructuous by reason of the substitution of the appellate decree for the original decree which the applicants sought to scale down. It seems to us that this objection must succeed. We have held that Section 19 of Madras Act IV of 1938 has no application to decrees passed after the Act came into force, one reason being that any person who has a contention to urge which will affect such a decree must urge it in the pending proceedings and if he does not urge it must be taken to have waived it. We see no reason to apply a different principle to proceedings in appeal of which the affected party has had notice. It may be that in some cases it will be necessary for a person who has applied under Section 19 to scale down the lower Court's decree to put in a separate application to the. appellate Court to the same effect and that there will be some duplication of proceedings. But in the present case not even that was necessary, for the desired result could have been achieved by the simple process of asking that these Civil Miscellaneous Appeals and the connected petitions should be clubbed along with the main appeal.

3. It is difficult to see how when the appellate decree has taken the place of the lower Court's decree as the sole decree which can be executed, any practical result would be achieved by going on with the application to scale down the lower Court's decree. It is suggested that because there was an executable decree at the time when these applications were rejected this Court should decide whether or not the applications were rightly rejected and remand the proceedings if wrongly decided for fresh disposal by the trial Court, in order that the applicants might take such action as might be available to them to get the appellate Court's decree modified to give effect to the scaling down process. It seems to us that when once it is conceded that the decree which the applicants sought to amend is no longer an executable decree and that the decree which has been substituted for it in appeal cannot be scaled down under Section 19, the present proceedings attacking the lower Court's order have become infructuous. In this view therefore we dismiss the appeals and the connected petitions, with costs in the appeal only (one set in each appeal). The memorandum of objections in C. M. A. No. 643 of 1938 is dismissed but there will be no order as to costs.


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