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Panchaksharam Pillai Vs. Rangaswami Pillai, Trustee of Selva Vinayakar Koil Mutt and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Reported inAIR1948Mad332; (1948)1MLJ337
AppellantPanchaksharam Pillai
RespondentRangaswami Pillai, Trustee of Selva Vinayakar Koil Mutt and ors.
Cases ReferredMa Shwe Mya v. Maung Mo Hnaung
Excerpt:
- - but like the district munsiff i cannot regard the suit in this way. accordingly i consider that the amendment was properly allowed but in any event i am satisfied that there is no case shown here for interference under section 115 of the civil procedure code......of the same property. but like the district munsiff i cannot regard the suit in this way. it is a suit for possession of that property. after it was filed the person who is alleged to have wrongfully parted with the possession makes another transfer of the same property and by so doing puts another obstacle in the way of the plaintiff. in these circumstances it would, i think, be most improper to refuse the amendment asked. the only effect of such a refusal would be to compel the plaintiff to file another suit and to delay him in securing a decision as to the right to possession which he claims. this is the view which has been arrived at by the district munsiff and it is one with which i agree. accordingly i consider that the amendment was properly allowed but in any event i am.....
Judgment:

Clark, J.

1. The first respondent is a trustee of a temple and has filed the suit for recovery of possession of certain properties which he claims to belong to the temple. He filed the suit in December, 1944, against two persons (defendants 1 and 2) to whom another trustee purports to have mortgaged the properties. That mortgage was a possessory mortgage, dated 20th May, 1942 and accordingly the suit was one for possession against the two mortgagees. The first respondent asked also for cancellation of the mortgage on the ground that the trustee-mortgagor had no authority to effect it. The plaint was accepted and registered on the 13th January, 1945 and the defendants-mortgagees claimed that the mortgage was paid off before that date. In October, 1945, the suit was decreed in the respondent's favour. In March, 1945, the trustee who effected this mortgage (the fifth defendant) purported to sell this mortgaged property to the petitioner. There was an appeal to the Subordinate Judge's Court against the decree which was disposed of by consent. The decree was set aside and the case was remanded for trial. The order of remand directed that the defendants were to be permitted to file an additional written statement raising such other additional pleas as they may be advised and the plaintiff was to be permitted to amend his plaint by adding necessary parties, if any plea of non-joinder of the other trustee is taken by the defendants in their written statement. When the case came back to the trial Court the plaintiff joined the remaining trustees and also the present petitioner who it will be remembered claims to be a transferee from the fifth defendant-trustee. The plaintiff joined also the ninth defendant who claims to be a lessee from the petitioner, eighth defendant. The petitioner and the ninth defendant were joined because they claimed to have some interest in the property of which the plaintiff was claiming possession. The suit came on for hearing on the 13th and 14th of November, 1946 and on the 15th November, 1946, whilst the hearing was in pro-gress the respondent filed an application to amend his plaint by inserting a claim for cancellation of the sale-deed in favour of the petitioner and for possession against the petitioner and the ninth defendant. The District Munsiff allowed this amendment.

2. The petitioner now applies under Section 115 of the Civil Procedure Code and asks that the order may be reversed and the amendment disallowed. His case is that the amendment has the effect of changing the cause of action and that on that account it was not properly allowed. The District Munsiff has dealt with this point in his judgment. He takes the view that the suit is properly to be regarded as one for recovery of possession of properties belonging to the temple and, that being so, that it is proper that the respondent-plaintiff should have his claim fully decided in these proceedings. Otherwise the first respondent, after securing a decree, will be compelled to file another suit to give full effect to the claim which he is now making. Counsel for the petitioner of course relies on the dictum of Lord Buckmaster in the case in Ma Shwe Mya v. Maung Mo Hnaung (1921) L.R. 48 IndAp 214 : I.L.R. 48 Cal. 832 (P.C.). He urges that the effect of this amendment is to substitute one distinct cause of action for another and to change the subject-matter of the suit. There might be some force in this contention if the original suit were properly to be regarded merely as one for cancellation of an instrument of mortgage. The amendment then would convert it into a suit for cancellation of a subsequent transfer of the same property. But like the District Munsiff I cannot regard the suit in this way. It is a suit for possession of that property. After it was filed the person who is alleged to have wrongfully parted with the possession makes another transfer of the same property and by so doing puts another obstacle in the way of the plaintiff. In these circumstances it would, I think, be most improper to refuse the amendment asked. The only effect of such a refusal would be to compel the plaintiff to file another suit and to delay him in securing a decision as to the right to possession which he claims. This is the view which has been arrived at by the District Munsiff and it is one with which I agree. Accordingly I consider that the amendment was properly allowed but in any event I am satisfied that there is no case shown here for interference under Section 115 of the Civil Procedure Code. The petition is dismissed with costs.


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