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Rajah of Venkatagiri Vs. Budam Venkatasubbayya, Minor by Guardian Mr. Ramamurthi Iyer - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in117Ind.Cas.295
AppellantRajah of Venkatagiri
RespondentBudam Venkatasubbayya, Minor by Guardian Mr. Ramamurthi Iyer
Cases Referred and Bradshaw v. Mallan
Excerpt:
provincial small cause courts act (ix of 1887), schedule ii, article 13 - suit for recovery of cess, whether of small cause nature--payment voluntary--civil procedure code (act v of 1908), section 11--consent decree, whether operates as res judicata. - .....and say that they remitted rs. 24-9-0 and plaintiff's pleader admits receipt subsequent to suit. decree for plaintiff for the rest of the suit amount with costs.'8. it is argued that consent decrees have the force of res judicata and, as the decree in question was passed on account of the consent of the defendant's father that decree, inasmuch as it acknowledges the liability of the defendant's father to pay sivunimera precludes the defendant from raising the plea of non-liability now. in support of the argument that a consent decree between two parties would operate as res judicata in a subsequent suit between the same parties with reference to the same matter, reliance is placed by the appellant mainly on in re south american & mexican co. (1895) 1 ch. 37 : 46 l.j. ch. 189 : 12.....
Judgment:

Madhavan Nair, J.

1. The plaintiff-appellant, the Raja of Venkatagiri claimed from the defendant-respondent the holder of an inam in his estate a small sum of money amounting to Rs. 5-9-2 as estimated in the memorandum of second appeal in respect of a cess called 'sivunimera for Faslis 1329 to to 1332. The defendant contended that he is not liable to pay this cess as it is only a voluntary payment. The appellant then stated that it was not open to the defendant to raise this plea in view of the decision in O.S. No. 122 of 1919 which would operate against him as res judicata. The lower Courts dismissed the plaintiffs claim on the ground that sivunimera was shown to be a voluntary payment and that the decree in O.S. No. 122 of 1918 obtained by the plaintiff against the defendant's father does not operate as res judicata, against the defendant.

2. It is argued before me, that, even though sivunimera is a voluntary payment, the respondent is now precluded from raising the plea on the ground of res judicata by virtue of the decision in O.S. No. 122 of 1918. The respondent raises a preliminary objection that no second appeal lies in this case as the appellant's suit is of a small cause nature for an amount which does not exceed Rs. 500.

3. The two points for my decision, therefore, are (1) whether the suit is of a small cause nature and (2) whether the plea of res judicata is sustainable.

4. Point No. 1. It is argued on behalf of the appellant that the present suit is excepted from the cognisance of the Court of Small Causes by virtue of Clause 13 of the Second Schedule of the Small Cause Courts Act. This clause refers to a suit to enforce payment of the allowance or fees respectively called malikana or cess or other dues when the cess or other dues are payable to a person by reason of his interest in any immoveable property or hereditary office or any shrine or religious office. If the cess called sivunimera is payable by the respondent to the appellant by reason of his interest in immoveable property, then clearly a Court of Small Causes cannot take cognisance of the suit. It has been held by this Court that the cess or dues contemplated in Article 13 are payments which a person is entitled to as representing his interest in a certain immoveable property and not because he possesses some interest in immoveable property. See Maharajah of Vizianagaram v. Kota Veeranna : (1911)21MLJ819 and Krishnaswami Naidu v. Sriram Sriramulu Naidu : (1927)53MLJ727 . In this case it was conceded in the lower Courts that sivunimera is a voluntary payment. It appears to me that this concession means that sivunimera is not paid by the respondent to the appellant by reason of his interest in immoveable property. If the claim is based on some interest in immoveable property, then prima facie it will be a claim binding on the respondent. As the payment is purely a voluntary one, I must hold that it does not come within the purview of Article 13 of Schedule II. I must, therefore, uphold the preliminary objection. This is enough to dispose of this second appeal but as the question of res judicata was also-argued, before me I would very briefly consider that plea also.

5. In O.S. No. 122 of 1918 the plaintiff sued the father of the present defendant as 1st defendant for Rs. 29-13-0 etc. from shrotrium sivunimera, road cess, railway cess, for the inam in the possession of the defendants for Faslis 1324 to 1326. The defendants appeared in person but filed no written statement. They confessed judgment and a decree was passed against them. The second and the third paragraphs in that judgment are as follows:

6. Paragraph 2. The defendants appeared in person but filed no written statement.

7. Paragraph 3. Defendants in person confess judgment and say that they remitted Rs. 24-9-0 and plaintiff's Pleader admits receipt subsequent to suit. Decree for plaintiff for the rest of the suit amount with costs.'

8. It is argued that consent decrees have the force of res judicata and, as the decree in question was passed on account of the consent of the defendant's father that decree, inasmuch as it acknowledges the liability of the defendant's father to pay sivunimera precludes the defendant from raising the plea of non-liability now. In support of the argument that a consent decree between two parties would operate as res judicata in a subsequent suit between the same parties with reference to the same matter, reliance is placed by the appellant mainly on In re South American & Mexican Co. (1895) 1 Ch. 37 : 46 L.J. Ch. 189 : 12 E. 1 : 71 L.T. 594 : 43 W.R. 131 Ribble Joint Committee v. Croston Urban Council (1897) 1 Q.B. 251 : 66 L.J.Q.B. 384 : 45 W.R. 348 The Bellcairn (1886) 10 P.D. 161 : 55 L.J.P. 3 : 53 L.T. 686 : 34 W.R. 55 and Bhaishanker Nanabhoy v. Morarji Keshavji 12 Ind. Cas. 535 : 36 B. 283 : 13 Bom. L.R. 950. It is not necessary to refer to these cases in detail nor do I think it necessary to consider the question whether Section 11 of the Civil Procedure Code applies in terms to consent decrees. Though it cannot strictly be said in the case of consent decrees that the matters in issue between the parties have been 'heard and finally decided' within the meaning of Section 11 of the Civil Procedure Code it has been held that a consent decree has 'to all intents and purposes the same effect as res judicata as a decree passed per iavitum' and raises an estoppel against the party contending in the subsequent suit that such a decree is not binding on him. See Bhaishanker Nanabhoy v. Morarji Keshavji 12 Ind. Cas. 535 : 36 B. 283 : 13 Bom. L.R. 950 and Sivadas Dutta v. Birendra Krista Dutta 94 Ind. Cas. 844 : 43 C.L.J. 116 : A.I.R. 1926 Cal. 672. An examination of the cases referred to would reveal the fact that, in all of them the question agitated between the parties in the subsequent suit had been put in issue in the prior proceedings though ultimately it was decided against the contesting party by his consent. That this condition is necessary to give the consent decree the force of estoppel appears from the following observation made by Beaman, J., in the course of his discussion regarding the binding nature of consent decrees. 'For, when a party has raised his defence and has then consented to judgment it is the same thing as though he had abandoned his defence and admitted them to be true.' The distinction that I am trying to point out is, I think nowhere better explained than in the judgment of Wood, V.C., in Gaucher v. Clayton (1865) 34 L.J. Ch. 239 : 11 Jur. (N.S.) 107 : 13 W.R. 336 where it was held that a judgment given by consent when there are no pleadings in the action does not operate as res judicata. The facts of the case and the point that is decided are thus stated in the head note:

9. A patentee brought an action for damages for infringement against a certain firm who gave judgment by consent before declaration filed, and immediately took a license to use the patent for a term. On a bill being filed by the patentee after the expiration of the license, to restrain an alleged further infringement of his patent by the defendants in the action and certain other persons who had joined the firm after the date of the judgment at law: Held, upon motion for decree that the defendants in the suit were not estopped either by the license or by the judgment at law from denying the validity of the plaintiff's patent.' The argument that the previous judgment would operate as an estoppel at law was thus dealt with by the learned Vice Chancellor: 'The judgment would not have been an estoppel at law, even if all the present defendants had been parties to the record, as there was nothing to show that the question had ever been put in issue; and the defendants might have submitted, either to avoid litigation or because they thought it not worth their while to try the question. In order to effect an estoppel it was necessary that it should appear on the record that the question had been put in issue.' In this connection the respondent referred to two cases Irish Land Commission v. Ryan (1900) 2 Ir. B. 565 : 5 Ir. L.R. 518 and Bradshaw v. Mallan (1920) 2 Ir. R. 412. The scope of the principle of estoppel as applied to judgments by default or by consent is thus defined in the 13th volume of Halsbury's Laws of England, para. 496. Where, however, the former judgment is a judgment by default and the plaintiff has delivered no pleading, the estoppel is limited to what appears on the face of the judgment itself. On the same principle a defendant who has consented to judgment before delivery of any pleading is not estopped as against the plaintiff from subsequently setting up matters which might have constituted a defence because they have never been in issue, but it is otherwise when a defendant who has consented to judgment after pleading as defends the matter which he seeks to set up in the latter pleading.' Applying this principle which I have explained above, the judgment in Original Suit No. 122 of 1918 would estop the defendant from setting up the plea of nonliability only if his father had consented to the prior judgment after pleading in defence the matters which he (the defendant) seeks to set up in the latter proceeding (that is, the present suit). Prom the extract of the judgment in Original Suit No. 122 of 1918, given above it is clear that, though the defendants appeared in person they filed no written statement they simply confessed judgment and a decree was passed against them for the balance of the amount remaining unpaid. The attitude of the defendants in the prior suit might be thus described in the language of Wood, V.C. The defendants might have submitted either to avoid litigation or because they thought it was not worth their while to try the question. If so, the question now raised not having been put in issue in the prior suit, how can a decision in that suit operate as res judicata in a suqsequent suit? I must, therefore, hold that the respondent in not precluded from disputing the right of the appellant to levy the cess by virtue of the decision in Original Suit No. 122 of 1918.

10. As I have decided that the prior decision is not a bar to the plea now raised by the respondent it is not necessary to consider the subsidiary question raised by the respondent that, in any event, a prior decision ordering payment of cess in a particular Faslis cannot estop the defendant from pleading non-Viability to say in a subsequent suit for the cess of a subsequent Faslis the cess in this case being for Fasli 1329 to 1332, while the previous suit related to the cess in Faslis 1324 to 1326.

11. In the result, the second appeal is dismissed with costs.


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