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Ayyagari Veerasalingam Vs. Kovvuri Basivireddi and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in25Ind.Cas.56
AppellantAyyagari Veerasalingam
RespondentKovvuri Basivireddi and anr.
Cases Referred and Oobind Chandra Paul v. Bwarka Nath Paul
Excerpt:
civil procedure code (act v of 1908), sections 96, clause (3), 104, clause (2), order xliii, rule 1(m) - compromise petition filed--objection, by one party--recording of compromise by court--decree--appealability--court's power to pass decree--terms outside scope of suit, whether can be incorporated in decree--consideration for compromise. - .....judge. the appeal. and second appeal are respectively from the decree of the subordinate judge, passed in accordance with the compromise agreement after recording it and from the decree of the district judge on appeal against the subordinate judge's decree.2. the next contention is that section 96 clause (3), prohibits an appeal from a decree passed by the court with the consent of parties. the answer to this objection is that the decree itself was not passed by the consent of parties, but the court held that there was a consent of parties to the terms of a compromise agreement which was recorded and it passed a decree in accordance' therewith notwithstanding the objection of one of the parties.3. the preliminary objection fails.4. coming to the merits of the second appeal, the.....
Judgment:

1. There is a preliminary objection taken to the entertainment of the second appeal on two grounds. One ground is that' it is practically a second appeal preferred against the order of the District Court which was passed in appeal from the order of the Subordinate Judge recording a compromise petition under Order XXLII, Rule 3, and that such a second appeal is prohibited by Order XLIII, Rule 1(m), and Section 104, Clause (2). The short answer to this is that there was no appeal to the District Court against the order of the Subordinate Judge recording the compromise nor is the present second appeal against any order of the District Court passed in appeal against any such order of the Subordinate Judge. The appeal. and second appeal are respectively from the decree of the Subordinate Judge, passed in accordance with the compromise agreement after recording it and from the decree of the District Judge on appeal against the Subordinate Judge's decree.

2. The next contention is that Section 96 Clause (3), prohibits an appeal from a decree passed by the Court with the consent of parties. The answer to this objection is that the decree itself was not passed by the Consent of parties, but the Court held that there was a consent of parties to the terms of a compromise agreement which was recorded and it passed a decree in accordance' therewith notwithstanding the objection of one of the parties.

3. The preliminary objection fails.

4. Coming to the merits of the second appeal, the appellant's learned Counsel contended that under the compromise agreement the first defendant agreed only to execute a sale-deed to plaintiff outside the Court in consideration of the plaintiff's withdrawing the suit, and that he did not agree to a decree being passed compelling him (the 2nd defendant) to execute such a sale-deed. Whether he agreed to the Court's passing a decree or not, compelling him to execute a sale-deed, is not relevant. The real question is, whether the suit was adjusted by a compromise, one of the terms of which was that the 1st defendant should execute such a sale-deed and whether a decree can be passed in accordance with such a term. We think that it could be done.

5. Another contention put forward by the appellant's Counsel (Mr. Zynuddin who argued the case with ability and fairness) was that such a term does not. 'relate to the suit,' and hence the decree cannot embody it. Though certain earlier decisions were inclined to the view that any terms which did not directly concern the subject-matter of the suit could not be embodied in the decree, we prefer to follow the later cases in Natesan Chetty v. Vengu Nacliiar 3 Ind. Cas. 701 : 33 M. 102 : 6. M.L.T. 313 : 20 M.L.J. 20 and Oobind Chandra Paul v. Bwarka Nath Paul 35 C. 837 : 12 C.W.N. 849 : 7. Cri.L.J. 492. which hold that all terms which form the consideration for the adjustment of the matters in dispute in the suit, whether they form part of the subject-matter of the suit or not, do become related to the suk and can be embodied in the decree. In the result, the second appeal fails and is dismissed with costs of the 1st respondent.


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