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Chellammal and anr. Vs. K.T.A. Abdul Rahiman Rowther and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberCivil Revn. Petn. No. 229 of 1951
Judge
Reported inAIR1953Mad856; (1953)2MLJ827
ActsSuits Valuation Act, 1887 - Sections 8; Court-fees Act, 1870 - Schedule - Article 17
AppellantChellammal and anr.
RespondentK.T.A. Abdul Rahiman Rowther and ors.
Appellant AdvocateR. Kesava Ayyangar and ;K. Parasaran, Advs.
Respondent AdvocateGovt. Pleader and ;U. Somasundaram, Adv.
DispositionRevision allowed
Cases ReferredRajagopalaNaidu v. Ramasubramania Aiyar
Excerpt:
- - 4. i am of opinion that the contentions forthe petitioners are well founded and must prevail......of a joint right in respect of the impartible items 6 to 8. a commissioner appointed in this suit valued items 6 to 8 with reference to the trees that stood thereon as at rs. 2700. it is on the basis of this valuation and on the basis of the supposition that the plaintiff's right in respect of the items in suit was in respect of the whole in each one of them and not a share only that the courts below held this suit as beyond the pecuniary jurisdiction of the trial court.3. it is contended by mr. kesava aiyangar that the jurisdictional value must be ascertained with reference to the plaintiffs' 2/13th share in respect of the 'dharmasanam' half of the plaint items. it is also contended that so far as items 6 to 8 are concerned, they are not capable of partition and that therefore the.....
Judgment:
ORDER

Raghava Rao, J.

1. The question in this case is one of court-fee and jurisdiction. The Court of first instance returned the plaint for presentation to the proper Court finding that it exceeded its pecuniary jurisdiction. The Court of appeal having affirmed the order of return of plaint the plaintiff in the case comes up here in revision.

2. The petitioner is interested in a 2/13th share of 'Dharmasanam' village. Items 1 to 5 are the 'Dharmasanam' items and items 6 to 8 are certain 'porombokes'. He sought partition and delivery of 2/13th share in respect of items 1 to 5, because they were partible in character and sought a declaration of a joint right in respect of the impartible items 6 to 8. A Commissioner appointed in this suit valued items 6 to 8 with reference to the trees that stood thereon as at Rs. 2700. It is on the basis of this valuation and on the basis of the supposition that the plaintiff's right in respect of the items in suit was in respect of the whole in each one of them and not a share only that the Courts below held this suit as beyond the pecuniary jurisdiction of the trial Court.

3. It is contended by Mr. Kesava Aiyangar that the jurisdictional value must be ascertained with reference to the plaintiffs' 2/13th share in respect of the 'Dharmasanam' half of the plaint items. It is also contended that so far as items 6 to 8 are concerned, they are not capable of partition and that therefore the value put by the plaintiffs on the relief sought in respect of them is final.

4. I am of opinion that the contentions forthe petitioners are well founded and must prevail. The first contention is supported by theauthority of cases relating to partition suits inwhich it is the value of the share of the plaintiffthat has been held to matter: vide -- 'Kalanderv. Kunhipaki', AIR 1947 Mad 273 (A). Thesecond contention is supported by the analogyof cases relating to temple properties or suchother trust properties which have been held tobe not capable of valuation: vide--'RajagopalaNaidu v. Ramasubramania Aiyar', AIR 1924 Mad 19 (B) and -- 'Manikam Pillai v.Nagasami Aiyar : AIR1934Mad714 . Thedifficulty, however, in the way of Mr. KesavaAiyangar suggested by the learned advocates forthe respondents is that items 6 to 8 were valuedas at Rs. 2700 with reference to the trees thereon, which by themselves are capable of beingvalued. But if the case of the trees is to bejudged as not dissociable from the land onwhich they stood and if the land itself beingimpartible and communal property not capableof valuation it follows that the value of thetrees cannot affect the question of valuation ofthe suit. It follows that this revision petitionmust be allowed with costs, here and in theCourts below.


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