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Kandulam Krishnamacharlu Vs. Sathuluri Vijayasarathy and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1925Mad823
AppellantKandulam Krishnamacharlu
RespondentSathuluri Vijayasarathy and ors.
Cases ReferredNand Lal Dhur Bhiswas v. Jagat Kishore Acharya Chowdhri A.I.R.
Excerpt:
- .....munsiff decided both the points in favour of the plaintiffs and gave a decree. on appeal the subordinate judge found both the issues against the plaintiffs and dismissed the plaintiffs' suit. hence the plaintiffs have filed the second appeal.2. in second appeal both the findings of the subordinate judge are attacked before me. taking the first point namely that of reversionership, the subordinate judge found that two of the inam statements relied on by the district munsiff namely exs. a and c. were irrelevant and wrongly admitted by the district munsiff. i think the subordinate judge is right in this. these inam statements exhibits a and c purported to be filed on behalf of buchamma but were actually signed by komandu krishnamachari, her brother's son. it is true that one of these,.....
Judgment:

Ramesam, J.

1. The plaintiffs are the appellants before me. The suit was brought by them as reversioners to recover possession of certain properties alienated by the widow of the last male owner. The last male owner was one Vijayasaradhi who died in 1867. He died while he was a minor. In the year of his death the two alienations in question were effected on behalf of the widow by her father by Exhibits 1 and 2. Two points arose for decision in the case, (1) whether the plaintiffs are the reversioners of Vijayasaradhi and (2) whether the alienations are binding on the reversioners. The District Munsiff decided both the points in favour of the plaintiffs and gave a decree. On appeal the Subordinate Judge found both the issues against the plaintiffs and dismissed the plaintiffs' suit. Hence the plaintiffs have filed the second appeal.

2. In second appeal both the findings of the Subordinate Judge are attacked before me. Taking the first point namely that of reversionership, the Subordinate Judge found that two of the Inam statements relied on by the District Munsiff namely Exs. A and C. were irrelevant and wrongly admitted by the District Munsiff. I think the Subordinate Judge is right in this. These inam statements Exhibits A and C purported to be filed on behalf of Buchamma but were actually signed by Komandu Krishnamachari, her brother's son. It is true that one of these, Exhibit C, contains statement purporting to be made by her, but the fact remains that Exhibits A and C were signed only by him and there is no other evidence to show that she actually dictated the contents to him or got them written under her directions and so on as in Shahjadi Begam v. Secretary of State for India (1907) 34 Cal. 1059. Krishnamachari is not a member of the Kandalam family with which we are concerned, nor has he married a member of the Kandalam family. That being so, his statement, unless there is other evidence that he has special means of knowledge, is not relevant vide Sangam Singh v. Rajan Babu (1886) 12 Cal. 219 Jagratpal Singh v. Jageshar Buksh Singh (1903) 25 All. 143 and Taylor on Evidence, Section 636. The case of Sham Lall Singh v. Radha Bi Bee [1879] 4 C.L.R. 173 relied on by Mr. Lakshmanna cannot help him. There it was shown that the person whose statement was sought to be admitted was a family priest. This corresponds to evidence that he had special means of knowledge. In Suraj Bali v. Tilokchand [1916] 3 O.L.J. 327 the deponent was the son-in-law of the family. This falls within the rule stated above and cannot help in this case where the person was only connected or related through the marriage of some other and not his own marriage to the family in question.

3. The next complaint made against the Subordinate Judge's judgment on the first point is the manner in which he dealt with exhibit B. Exhibit B is an inam register. As to this the Subordinate Judge says: - There is absolutely nothing to show that there was an enquiry by the inam commissioner as to the correctness of the pedigrees produced on behalf of Buchamma and that any decision was arrived at by him.' I think the Subordinate Judge is wrong in this statement. As pointed out in Pir Pacha Sahib v. Mahamod Suhumudin Sahib A.I.R. 1924 Mad. 491 the inam register embodies the conclusion of the inam Commissioner on such enquiry as he chooses to make upon the statements filed before him. The presumption is that inam registers in the country embody the findings of the Inam Commissioner after such investigation. There is no rule prescribing the extent of the investigation to be made by the Inam Commissioner. In Arunachala Chetty v. Venkatachalapathi Guruswamigal A.I.R. 1919 P.C. 62 the Privy Council have pointed out that Inam Register is a great act of State and is entitled to very great weight. It may be in particular cases some reasons may be given why the inam register might be discounted, but the particular reason given by the Subordinate Judge in this case is no reason at all, for he expects some proof that the Inam Commissioner made some actual enquiry a proof which is impossible and a proof, which cannot be adduced, whereas as pointed out in Pir Pacha Sahib v. Muhamad Buhimudin Saheb A.I.R. 1924 Mad. 491 the presumption is that he made such an enquiry. Secondly, the Subordinate Judge says : 'There is absolutely nothing to connect the plaintiffs with Kandalam Raghavacharyalu referred to in the 4th sheet of Exhibit B.' In this again, I think, he is wrong and he has not applied his mind to the facts and documents in the case. Rnghavacharyulu is another co-sharer according to exhibit B. The evidence on behalf of the plaintiff's shows that the share then enjoyed by Raghavacharyalu and his brother Ananthacharyalu is now enjoyed by the two plaintiffs and unless these witnesses are disbelieved, it is impossible to say that the Raghavacharyalu in the Inam Register is not connected with the present plaintiffs.

4. I am, therefore, constrained not to accept the finding of the Subordinate Judge on the first issue. If the case cannot be disposed of otherwise, I would be compelled to send the case back and call for a finding on this issue. Bat it seems to me that the second appeal must fail on account of the findings on the second point.

5. The second point as I have already stated, is whether the alienations were for purposes binding on the reversioners. The Subordinate Judge refers to Venkata Reddi v. Rani Sahiba of Wadhwan A.I.R. 1920 P.C. 64 also Nand Lal Dhur Bhiswas v. Jagat Kishore Acharya Chowdhri A.I.R. 1916 P.C. 110 and to the evidence of the defendants' witnesses 1 and 5 and then says : 'It is proved that the alienations were for discharging antecedent debts binding on the reversioners.' It is true there are several peculiar features in this case which are not to be found generally in alienations by widows. In this case the alienations were not actually made by the widow but on her behalf by her father. The first sale was to her brother, that is her father was selling the property to his own son. The second sale was also to a relation. The Subordinate Judge does not specifically advert to this circumstance. He does not also refer to unsatisfactory features in the evidence of the defendants 1st and 5th witnesses. The evidence of the 1st witness turn out to be mostly hearsay in cross-examination. These features of this judgment which I have pointed out have produced in me the impression that his judgment is very unsatisfactory, and probably he has conceived a bias against reversioners' suits. But in spite of all the circumstances I am not able to reject the finding of the Subordinate Judge on the second point. It is illegally arrived at and however much one may feel dissatisfied with it, I do not think I am justified in rejecting it, though I regret my inability to interfere with it.

6. Accepting therefore, the finding only on the second point, I dismiss the second appeal with one set of costs.


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