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Kummati Veettil Kottaparampath Maliyakkal Kunhibi (Died) by Her Legal Representatives Vs. the Secretary of State for India in Council Represented by the Collector of Malabar - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in82Ind.Cas.414
AppellantKummati Veettil Kottaparampath Maliyakkal Kunhibi (Died) by Her Legal Representatives
RespondentThe Secretary of State for India in Council Represented by the Collector of Malabar
Cases ReferredSecretary of State v. Illikkal Assam
Excerpt:
.....and 14 - notice to quit--possession not disturbed--limitation, when commences--'deeming themselves aggrieved by proceedings', what amounts to. - securitisation & reconstruction of financial assets & enforcement of security interest act, 2002 [c.a. no. 54/2002]section 17; power of tribunal to impose condition relating to deposit for grant of stay of auction held, there is no specific provision made under section 17 of securitisation act or under any other provisions of the said act empowering the tribunal to pass any interim order. but under sub-section (12) of section 19 of the recovery of debts due to banks and financial institutions act, 1993, the tribunal has been empowered to pass various interim orders. if sub-section (7) of section 17 of securitisation act is read along with..........for a time. in may 1919 the plaintiff put in a petition for the review of this notice to the deputy collector. on the 18th of september 1919 the deputy collector dismissed the review petition. on the 2nd of october 1919 an order which amounted practically to a notice to quit went to the plaintiff. on the 22nd of december 1919 the plaintiff filed the present suit for vindicating her alleged rights of ownership in the civil court.2. the courts below have declared that suit to be barred by limitation by reason of section 14 of the act which says 'nothing contained in this act shall be held to prevent persons deeming themselves aggrieved by any proceedings under this act except as hereinbefore provided, from applying to the civil courts for redress.' (that is what this woman has done)......
Judgment:

Victor Marry Coutts-Trotter, C.J.

1. In this case the plaintiff was in occupation of some land cultivating it by a tenant. Government claimed that it was their land, and on the 17th of April 1919 they sent her a notice to quit under Section 6 of the Land Encroachment Act, III of 1905. Nothing happened for a time. In May 1919 the plaintiff put in a petition for the review of this notice to the Deputy Collector. On the 18th of September 1919 the Deputy Collector dismissed the review petition. On the 2nd of October 1919 an order which amounted practically to a notice to quit went to the plaintiff. On the 22nd of December 1919 the plaintiff filed the present suit for vindicating her alleged rights of ownership in the Civil Court.

2. The Courts below have declared that suit to be barred by limitation by reason of Section 14 of the Act which says 'Nothing contained in this Act shall be held to prevent persons deeming themselves aggrieved by any proceedings under this Act except as hereinbefore provided, from applying to the Civil Courts for redress.' (That is what this woman has done). 'Provided that the Civil Courts shall not take cognisance of any suit instituted by such persons for any such causes of action unless such suit shall be instituted within six months from the time at which the cause of action arose.' Then followed two Explanations; 'The cause of action shall be deemed to have arisen (a) in respect of any assessment or penalty, (that is a provision under another section which I have not dealt with) 'on the debt on which such assessment or penalty was levied; (b) in respect of eviction or forfeiture, on the date of eviction or forfeiture.' Section 6 contains the machinery for eviction and it is provided that a notice shall be served on the person in occupation requiring him to vacate the land and, if such notice is not obeyed, by removing or deputing a subordinate to remove any person who may refuse to vacate the same the Collector may give effect to it. How in the teeth of that provision any body can venture to argue that a person who has had notice under Section 6 and in spite of it remains in undisturbed possession has been evicted from the land, I cannot understand, and I do not think it can fairly be said that any judgment of this Court has gone that length. But the case is put in another and a slightly, I will not say more plausible but a slightly, less unarguable way. It is said that the illustrations contained in the Explanation to Section 14 of the Act are not exhaustive and that a person may be aggrieved by proceedings under this Act when those proceedings do not amount to an assessment, penalty, eviction or forfeiture. Assuming that argument to be sound, the plaintiff in this case put forward as the thing, which she deemed to be aggrieved by, not the notice at all which might have been a mere brutum fulmen, which might have resulted in nothing whatever in the future, but by a tangible definite order of the Deputy Collector received by her on the 2nd of October 1919 ordering her to quit. How it can he said that the plaintiff must be deemed to be aggrieved by the earliest stage of the proceedings, when she did not choose to be aggrieved by it, I cannot appreciate. It is argued that though she says she was not aggrieved by the notice she was obviously aggrieved by at because she petitioned the Deputy Collector to with-draw it or to review it. It seems to me that assuming that to be so, it does not in the least preclude her from saying: 'Well, if I was aggrieved by the notice in the sense that I put in a petition against it, that is not what I am questioning in this suit here. I am aggrieved and for the purposes of this suit I am solely aggrieved by the order of the Deputy Collector of the 2nd of October 1919.' How anybody can deny her the right to elect as to which stage of the proceedings she should complain against passes my comprehension. In my judgment, the Full Bench decision in Secretary of State v. Illikkal Assan 52 Ind. Cas. 755 : 39 M.P 727; L.W. 228 : 30 M.L.J. 255 : 19 M.L.T. 157; (1916) 1 M.W.N. has no bearing on this point whatever because there was a question as to when there had been an infringement of the plaintiffs right; and the plaintiff had a continuous chain of proceedings which began by his actually paying money out of his pocket in answer to a demand. To my mind, the Full Bench decision has no bearing on This point whatever.

3. The appeal must be allowed and the suit remanded for re-trial. The appellants will have their costs of this appeal and in the lower Appellate Court in any event. The Court-fee will be refunded to the appellants.

S.A. No. 1341 OF 1921

Coutts-Trotter, C.J.

4. Same judgment as in the connected S.A. No. 949 of 1921. There will be a similar order us to costs and refund of Court-fee.

S.A. No. 949 OF 1921.

Ramesam, J.

5. I entirely agree Assuming that all the causes of action that may arise under the Act are not exhausted by the Explanation to Section 14 and assuming that a declaratory suit filed on account of proceedings taken under the Act also falls under Section 14, it is open to the plaintiff to deem herself aggrieved by whichever one of several proceedings taken against her she may choose. In the case in Secretary of State v. Illikkal Assam 52 Ind. Cas. 755 : 39 M.P 727; L.W. 228 : 30 M.L.J. 255 : 19 M.L.T. 157; (1916) 1 M.W.N. the plaintiff actually made a payment. In a case where a penal assessment has been paid it may be that it is not open to a plaintiff to say that he does not deem himself aggrieved by that payment, that he can ignore that payment and that he deems himself aggrieved by a later proceeding, because payment of money to another person in token of his proprietorship is practically a loss to himself and a recognition by him of the adverse title of the other. But in a case where there are a series of proceedings, being mere notices without any further attack against the title and enjoyment of the plaintiff, it is open to the plaintiff to choose the last of these things and say that he deems himself aggrieved by this and not by the earlier proceedings. I am aware there are some cases which, though they may not arise under the Act, imply that it is not open to a person seeking a declaration to so choose, but I do not agree with them. In this case, in paragraph 9 of the plaint, the plaintiff has clearly stated, that the dismissal of her petition by the Deputy Collector and the communication of the 2nd of October 1919 is the proceeding on which the cause of action arose, which means that she felt herself aggrieved only by this and not by any earlier proceedings, for a declaratory suit. That being so, this second appeal must be allowed and I agree to the order proposed by my Lord the Chief Justice.

S.A. No. 1341 OF 1921.

Ramesam, J.

6. I agree. It is contended by the learned Government Pleader in this case that there is an admission in paragraph 4 of the plaint that the plaintiff deemed himself aggrieved on the 19th of March 1919; but seeing that a declaratory suit is an optional one and not compulsory, the view I take in such matters is that a person who wishes to file a declaratory suit has the right to say which of several proceedings taken against him (not amounting to adverse possession or enjoyment) is the particular proceeding by which he deems himself aggrieved for the purpose of filing a declaratory suit In this case, it may be that the plaintiff was aggrieved by several proceedings, but of these she chooses only the proceeding of the 26th of May 1919 as the one by which she felt herself aggrieved for the purpose of filing the declaratory suit and not the earlier proceeding of the 19th of March 1919. That being so this second appeal is governed by the judgment in S.A. No. 949 of 1921.


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