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Polpakara Manakkal Viroopakshan Nambudripad Vs. Pulipre Tarwad Karnavan and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1937Mad214
AppellantPolpakara Manakkal Viroopakshan Nambudripad
RespondentPulipre Tarwad Karnavan and ors.
Cases ReferredRaman Namboodri v. Achutha Pisharodi
Excerpt:
- - vallabha valiya raja (1902) 25 mad 300, has not been in terms overruled by their lordships, it must still be taken to be good law. in any event the way their lordships stated the points for consideration clearly indicates that the ground of res judicata on which the full bench rested their conclusion, was intended to be dealt with by their lordships. if the appellants fail to establish under their third point that the old decree extinguished the right to redeem, there is,,in their lordships opinion, no ground for saying that the old decree operated by way of res judicata so as to prevent the courts, under section 11, civil p......raised on behalf of the appellant that the decision of the full bench in vedapuratti v. vallabha valiya raja (1902) 25 mad 300 should not be followed after the decision of the privy council in raghunath singh v. hansraj kunwar . the second appeal arises out of a suit instituted by a jenmi for redemption of properties in the possession of the kanomdar. various objections were raised, of which it is necessary to refer only to those raised by issues 1 and 3.2. issue 3 was framed with reference to what happened in o.s. no. 670 of 1923 on the file of the ponani munsif's court. that suit was instituted by the assignee of a melcharthdar, who is defendant 17 in the present suit. a decree for possession was passed in that suit conditional on payment of a certain sum of money for compensation.....
Judgment:

Varadachariar, J.

1. This case has been posted before this Bench in consequence of a contention raised on behalf of the appellant that the decision of the Full Bench In Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 should not be followed after the decision of the Privy Council in Raghunath Singh v. Hansraj Kunwar . The second appeal arises out of a suit instituted by a jenmi for redemption of properties in the possession of the Kanomdar. Various objections were raised, of which it is necessary to refer only to those raised by issues 1 and 3.

2. Issue 3 was framed with reference to what happened in O.S. No. 670 of 1923 on the file of the Ponani Munsif's Court. That suit was instituted by the assignee of a melcharthdar, who is defendant 17 in the present suit. A decree for possession was passed in that suit conditional on payment of a certain sum of money for compensation for the improvements effected by the tenant. The decree-holder, however, did not care to deposit the amount and take possession. Some months after the date of the decree, he sent a registered notice to the jenmi, which has been marked Ex. 6 in the present case, wherein he stated that the suit had been instituted by him really at the instance of the jenmi and he accordingly called upon the jenmi to take steps to deposit the compensation amount and recover possession. We are not in a position if and how far the allegations in Ex. 6 are true. It is however in evidence that the jenmi made two or three applications for extension of time to deposit the compensation amount, as he was under the impression that if he did not do so, his right might once for all be extinguished. On two occasions extension seems to have been granted, but on the third occasion his application for further extension of time was rejected by order dated 7th September 1925. No reasons have been stated for the rejection. It has been contended in the Courts below and before us, on behalf of the Kanomdars, that these proceedings taken in O.S. No. 670 of 1923 operate as a bar to the present suit on two grounds: (1) on the general principles laid down by a Full Bench of this Court in Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 and (2) in view of the special provisions in the Malabar Compensation for Tenants Improvements Act.

3. It has not been disputed that in the ordinary course the jenmi will not be precluded from instituting a suit merely because he was one of the defendants in a former suit instituted by the Melkanomdar for redemption of the Kanom. The Courts below recognize that the decisions in Raman Namboodri v. Achutha Pisharodi (1912) 35 Mad 42 and Veerappudayam v. Muthu Karuppan Thevan : (1913)24MLJ534 , are against any such contention. But it has been argued that because the present plaintiff applied to the Court in O.S. No. 670 of 1923 for extension of time to pay the money and extension was granted on two occasions, he must be held to have put himself in the position of the plaintiff in that suit and therefore to be governed by the principle laid down in Mayan Kutti v. Kunhammad AIR 1918 Mad 370 and that if he had allowed his remedy by way of execution to become barred, he would not be entitled to bring a second suit. The decision in Mayan Kutti v. Kunhammad AIR 1918 Mad 370 was based upon the principle of Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 and on that ground dissented from the earlier decision in Chowakkaran Keloth v. Karuvalote Parkum AIR 1916 Mad 975. We are unable to agree with the contention that merely because the jenmi applied for extension of time in O.S. No. 670 of 1923, he must be precluded from maintaining a second suit. It does not appear from the record that his right to execute the decree in O.S. No. 670 of 1923 was adjudicated upon by the Court. The mere fact that he expected that if he deposited the money he might be able to take possession will not by itself suffice to create in him a disability which would not otherwise arise under the law. Nor do we think that the statements made in Ex. 6 by the plaintiff in O.S. No. 670 of 1923 can operate as a legal assignment to the jenmi of the decree obtained by the plaintiff in O.S. No. 670 of 1923. It has not been contended and Ex. 6 cannot be regarded as evidence that the melcharth itself was a benami transaction and that the jenmi was in substance and truth the plaintiff in the former litigation.

4. As regards the objection based upon the principle of Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 that even assuming that after a decree for redemption the relationship of mortgagor and mortgagee continues, a second suit for redemption will nevertheless not lie, it seems to us that that view can no longer be maintained in the face of the decision of the Privy Council in Raghunath Singh v. Hansraj Kunwar . Their Lordships point out that unless as contemplated by Section 60, T.P. Act, the right of redemption has been extinguished in one of the modes contemplated by the statute, the mere fact that a decree for redemption obtained on a former occasion has not been executed, will not prevent the mortgagor from maintaining a subsequent suit for redemption. The judgments in Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 themselves refer to the conflict of judicial opinion on the point that existed prior thereto, and the view now laid down by their Lordships of the Judicial Committee seems rather to approve of the opinion which the Full Bench overruled in Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300. We are unable to agree with the contention of the learned Counsel for the respondents that because Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300, has not been in terms overruled by their Lordships, it must still be taken to be good law. So far as we can gather from the report, the Full Bench decision seems to have been cited before their Lordships. In any event the way their Lordships stated the points for consideration clearly indicates that the ground of res judicata on which the Full Bench rested their conclusion, was intended to be dealt with by their Lordships. At the top of p. 567 they observe:

If the appellants fail to establish under their third point that the old decree extinguished the right to redeem, there is,, in their Lordships opinion, no ground for saying that the old decree operated by way of res judicata so as to prevent the Courts, Under Section 11, Civil P.C., from trying the present suit.

5. After this expression of opinion by their Lordships, it is not possible to maintain that the ground of decision adopted by the Full Bench in Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 is any longer available. The other ground suggested in Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300, viz., the bar by , lis pendens will not avail when by reason of the bar of limitation or from other causes relief can no longer be had by proceedings taken in the former suit. So far as the decision in Mayan Kutti v. Kunhammad AIR 1918 Mad 370 is based not merely on the principle of Vedapuratti v. Vallabha Valiya Raja (1902) 25 Mad 300 but upon the special provisions of the Malabar Compensation for Tenants Improvements Act which do not contemplate a preliminary decree and a final decree and which contain indications in Section 6 that the right conferred by the decree should be worked out only by proceedings in execution, it may be a question how far that view can be maintained after the judgment in Raghunath Singh v. Hansraj Kunwar , but it is not necessary for us to decide that point in this case because, as we have already observed, the present plaintiff was not the plaintiff in the former suit and cannot therefore be held to be precluded from maintaining the present suit. As regards the objection raised by issue 1, namely that during the period of the melcharth the plaintiff has no right to maintain the present suit, there are two answers to it: (1) that even that period has expired during the pendency of the appeal and (2) apart from that on the principle recognized in Raman Namboodri v. Achutha Pisharodi (1912) 35 Mad 42 the jenmi will be entitled to maintain the present suit, because the melcharthdar has precluded himself from recovering possession in pursuance of that decree.

6. The result is that the second appeal is allowed and the decree of the District Munsif restored with costs here and in the lower appellate Court.


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