Skip to content


Sinnakaruppan and ors. Vs. R.M.P.S. Muthiah Chettiar and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in92Ind.Cas.373
AppellantSinnakaruppan and ors.
RespondentR.M.P.S. Muthiah Chettiar and ors.
Cases Referred and Bishesher Singh v. Ram Dhur Singh A.W.N.
Excerpt:
.....presented in wrong court--order directing return of plaint for presentation to proper court--time between date of order directing return and date of actual return, exclusion of--landlord and tenant--rent, when falls due. - 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..........when the kodai harvest was reaped, namely, in september or october. a large number of plaints were filed in october, three years later. although some were filed in november, it does not appear in which of these cases the crop was harvested in october, nor whether in those cases, the plaints were not filed also in october, even if it is assumed that the cause of action arises at the moment that the last piece of crop is cut. i am not, however, prepared to accede to this contention, for ordinarily, the rent of each year becomes due on the last day of the year, and there is no evidence that that was not the case in respect of the suit tenancies. if that date is taken, all the suits were within time. i am not at all satisfied either that the cause of action arose in october or that it has.....
Judgment:

Phillips, J.

1. All these suits were filed in four batches by the plaintiffs, the first being filed in the Subordinate Judge's Court on the Small Cause side. The Subordinate Judge held that the suits were not of a small cause nature and that they should be filed either on the original side or else in the Revenue Court. The alternative was given for the reason that the plaintiffs claimed both warams, and it was held that if they were entitled to both warams, the suits would lie in a Civil Court whereas if they were not entitled to both the warams, the suits would lie only in a Revenue Court. The suits were accordingly filed in the Civil Court on the original side. The question was then determined and it was found that the plaintiffs did not possess both the warams and the plaint was returned to the Revenue Court. The only question which arises here is one of limitation, i.e., whether the time taken for prosecuting these suits in the Small Cause Court and the Civil Court (original side) should not be excluded. The lower Appellate Court has held that the plaintiff has prosecuted these suits with due diligence and consequently under Section 14 of the Limitation Act, he is entitled to exclude the whole of the period. The period allowed is the period from the date of the filing of the plaints to the date on which the plaints were finally returned by the Court for representation. It is now argued that this is not the correct period allowed, the contention being that the proceedings terminated on the date of the appellate order and not on the date on which the plaints were originally returned. This was the view taken by a Bench of this Court in Krishna Variar v. Kunji Taravanar 3 M.L.J. 190 a case decided after the C.P.C. of 1882 came into force; it merely purported to follow the decision in Abhoya Churn Chuckerbutty v. Gour Mohun Dutt 24 W.R. 26 which Was based on the old Code of 1859 in which there was no provision identical with O.VII, Rule 10. When the C.P.C. distinctly orders a Court to return a plaint for representation, and at the same time to endorse on it the date of presentation, the date of return, the party presenting it and the statement of. the reasons for returning it. I regret I cannot agree with the view that the proceedings with reference to that plaint can be said to have terminated, when there was still an act to be done by the Court which had seisin of the plaint. With all respect, I am of opinion that the decision in Krishna Variar v. Kunji Taravanar 3 M.L.J. 190 cannot be justified by reason of Order VII, Rulr 10, C.P.C., and I am supported in this view by subsequent cases of this Court. In Bapu Ammal v. Govinda Padiyachi 7 M.L.J. 261 the time to be excluded is held to be from the date of presentation until the date of return of the plaint and this view is also adopted in Basvanappa Shivrudrappa v. Krishnadas Govardhandas 59 Ind. Cas. 743 and Bishesher Singh v. Ram Dhur Singh A.W.N. (1887) 302. The District Judge has, therefore, rightly calculated the time. to be excluded from the period of limitation.

2. The next argument is directed to a question of fact, namely, whether the plaintiff was exercising due diligence during the whole of that period. The lower Appellate Court found that he did do so and no facts have been put before me to justify me in interfering with this finding of fact. In fact the arguments are all based on what might have happened, and no assertion is made as to any particular act of the plaintiff, to show that he did not exercise due diligence. I must presume that the lower Court has considered all the circumstances and I cannot interfere with the conclusion at which it has arrived.

3. The last point taken is with reference to certain suits in which it was said that the amount became payable when the kodai harvest was reaped, namely, in September or October. A large number of plaints were filed in October, three years later. Although some were filed in November, it does not appear in which of these cases the crop was harvested in October, nor whether in those cases, the plaints were not filed also in October, even if it is assumed that the cause of action arises at the moment that the last piece of crop is cut. I am not, however, prepared to accede to this contention, for ordinarily, the rent of each year becomes due on the last day of the year, and there is no evidence that that was not the case in respect of the suit tenancies. If that date is taken, all the suits were within time. I am not at all satisfied either that the cause of action arose in October or that it has been shown that in any particular case, the crops were cut at or before that time. The plaintiff gave the date of the cause of action in the plaint and no objection was taken in the written statements, and consequently that must be taken as the correct date.

4. The second appeals fail on all these points and are dismissed with costs in Second Appeal No. 855 of 1922. There are. 185 appeals to which this judgment applies but the respondent is only represented in Second Appeal No. 855 of 1922; the argument being the same in all the cases. Considering the large number of suits involved I fix the fee at Rs. 75.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //