Skip to content

Peruri Sooryaprakasam Vs. P.i. Muniswami Chetty - Court Judgment

LegalCrystal Citation
Decided On
Reported in84Ind.Cas.134
AppellantPeruri Sooryaprakasam
RespondentP.i. Muniswami Chetty
Cases ReferredAfagan Sahib v. Abuld Majid Khan Order S. No.
civil procedure code, (act v of 1908), section 151, order xxi, rules 37, 40 - execution of decree--arrest of judgment--debtor time, grant of--power of court--inherent power--practice. - .....not stay execution of the decree absolutely, but only postpones one mode of relief granted by the code in execution. as i have already pointed out, order xxi, rule 40 expressly gives the court power when the defendant comes before the court, either on notice or after arrest, and the only question is whether there is anything in the code, which prevents the court from exercising that power, when the defendant appears and shows cause which would, if the application was filed under the strict terms of order xxi, rule 40 entitle him to an order preventing his immediate arrest and detention in prison. unless it can be held that whatever is not provided under order xxi, rule 40 is prohibited, i think section 151 of the code gives ample power to the court. this, as i said before, has been the.....

Kumaraswami Sastri, J.

1. This is an application by the sureties praying that they may be given two months time to pay the amount of the decree, which they are liable to pay as sureties and that execution may be stayed for two months, in order to enable them to pay the amount.

2. The suit was filed under Order VI A, of the Original Side Rules against the defendant and leave to defend was given, on condition that the defendant gave security. The applicants stood as sureties. A decree was ultimately passed and execution is now sought against the sureties.

3. The affidavit of Chandrasekara Chetty (one of the sureties), filed in support of the application, states that the defendant has been promising to settle the claim with the plaintiff and pay up the decree amount, and the sureties, therefore, did not take any steps to find the money, that ten days before the filing of the present application notice was issued to the sureties, to show cause why execution should not be issued against them, that the judgment-debtor is still promising to find the amount due, that the sureties are persons possessing property, but that owing to the suddenness with which the application for execution against them has been made, they are unable to find the money at once.

4. A counter-affidavit has been filed stating that the application is not sustainable in law, that the defendant got several extensions of time, that the three months time, which was granted to the defendant at the time of passing the decree expired on the 12th of January, 1924, that the sureties are aware of the several attempts of the defendant in trying to get time and that as the sureties are men possessing property, there is no reason why they should not pay the amount which they hae undertaken to pay.

5. It was not disputed before me at the trial that the sureties are persons who have got immoveable property sufficient to pay the amount of the decree, nor was it disputed that this was the first application taken out against them for execution. The defendant was a Dubash in Messrs. Walker and Co., and the sureties state that, as he was promising to pay the decree amount, they did not take steps earlier to raise money and pay off the decree amount. I do not think I can stay execution of the decree altogether for two months; but it seems tome that this is a fit case for staying execution of the decree for one month, in so far as the decree-holder wants to arrest the sureties, in order to enable them to raise money and pay off the decree amount, and for allowing the decree-holder to proceed at once against immoveable properties by attachment and sale. This course, while it would not prejudice the decree-holder, would enable the sureties to pay up the decree amount.

6. It often happens that, though men have got property, the conditions in the money market may be such that they could, not raise a large sum at once, but have to negotiate for some time to raise money. The sureties are merchants 'and it seems to me that a warrant for their arrest would ruin their business.

7. In cases of applications for execution, whether against the defendant or the sureties, the primary consideration must be the interest of the decree-holder, and where his interests are likely to be jeopardised by the granting of any application for time, Courts have no option, but to execute the decree. But where without any 'detriment to the interests of the decree-holder, the granting of time to the judgment-debtor or the sureties to pay would not only enable the decree amount to fee paid, but would prevent serious loss or ruin, 1 think the Court ought to have power to stay execution against the person, for such time as it thinks reasonable unless, there is something in the Code which prohibits such power. A surety may be perfectly solvent and may be able to pay the amount, if a few days time is given to raise the money; and he may, if a merchant, be ruined by a sudden issue of process for arrest and I can see no justice in refusing his request; of course if the law is otherwise, he cannot be helped. But I see nothing in the Code-which prohibits such a course.

8. Rule 37(1) of Order XXI empowers the Court, where an application is made to arrest the judgment-debtor, to issue notice to him, to show cause why he should not be arrested. Rule 37(1) runs as follows:

Notwithstanding anything in. these rules, where an application is for the execution of a decree for the payment of money by the arrest and detention in the Civil Prison of a judgment-debtor who is liable to be arrested in pursuance of the application, the Court, may, instead of issuing a warrant for his arrest, issue a notice calling upon him to appear before the Court on a day to be specified in the notice and show cause why he should, not be committed to the Civil Prison.

9. Rule 40(1) enables a Court for sufficient cause to disallow the application for arrest and detention and to direct his release, So that the combined effect of these two rules is that the Court may, the moment the application for arrest is filed, direct notice notwithstanding any other provisions in the. Code and prevent his being arrested, if sufficient cause is shown.

10. It is not denied that, if the sureties in the present case are arrested tomorrow and brought before the Court, I can pass the order which I now propose to pass. But it is contended that, though this can be done if the sureties appear on notice, or are actually arrested, the Court could not prevent the arrest and pass an order which it would have passed, if the sureties were arrested and brought to Court. It seems to me that such a contention ought not to prevail unless there is something in the Code which warrants it. As a matter of fact, such orders have been passed on the Original Side, both by myself and Coutts Trotter, J., when he was presiding on the Original Side, and I believe that such orders have been usual on the Original Side for several years. I do not think the practice should be lightly disturbed, unless there are any compelling reasons, especially when it seems to me to be founded on fair and equitable considerations. What the Court can do, after a man is actually arrested and brought before it, or after it issues notice to him, I think can be done before the actual arrest. When an application for arrest is made, it is open to the Court to order notice and to disallow arrest, if Sufficient cause is shown. There is no reason why the sureties should not forestall the issue of notice and the moment they hear of the application for arrest, come before the Court and lay before it matters which render it just and equitable that the sureties should not be arrested but that some time should be given. To hold that, because there is no express provision for that purpose, the power is by implication withdrawn from the Court is in my opinion, not warranted.

11. Section 151 of the C.P.C. has been in my opinion expressly enacted for the purpose of preventing hardship, which may exist in certain cases. Section 151 runs as follows:

Nothing in this Code shall be deemed to limit or otherwise affect the inherent power of the Court to make such orders as may be necessary for the ends of justice or to prevent abuse of the process of the Court.

12. It is no doubt true that this section would not enable the Court to act against any of the express provisions of the Code or the rules; but where there is no express provision which prohibits a course, or where it does not Violate any of the rules, there seems to be no reason why Section 151 should not be resorted to in order that the Court may do, what in its opinion is fair and equitable.

13. There have been numerous decisions as regards the inherent power of the Court, both before and after the passing of the present C.P.C. The effect of the authorities is that the provisions of the C.P.C. are not exhaustive and that where there is no prohibition in any of the sections, the Court has ample power to pass such orders, as would effectively do justice between the parties.

14. It has been held in more cases than one that the Code of C.P. is not exhaustive and that the Court possesses inherent powers to act ex debito justice, in order to do real and substantial justice between the parties. In Hukum Chand Boid v. Kamalnand Singh 34 C.p 860 : 11 C.W.N. 856 Woodroffe, J., in an exhaustive judgment dealing with all the authorities held that the C.P.C. is not exhaustive, that it does not affect previously existing powers unless it takes them away and that in matters with which it does not deal, the Court will exercise a inherent jurisdiction to do that justice between the parties, which is warranted under the circumstances and which the necessities of the case require; see also Jogendra Chandra Sen v. Bibee Wazidunnessa Khatun 34 C.P 860 : 11 C.W.N. 856 where costs were awarded on the analogy of Section 583 of the Code, on the ground that the Procedure Code was not exhaustive and on the ground of inherent jurisdiction of the Court. In Mungle Chand v. Gopal Ram 34 C.P 101 it was held that the powers of the High Court to grant temporary injunctions are not confined to the terms of Sections 492 and 493 of the C.P.C. In Abdul Karim Abu Ahmed Khan Ghaznavi v. The Allahabad Bank 41 Ind. Cas. 598 : 44 C.P 929 : 21 C.W.N. 977 : 26 C.L.J. 49 it was held by the Full Bench of the High Court of Calcutta that the inherent power given under Section 151 of the C.P.0. can be invoked for the purpose of making a remand, which was not covered by Section 107 and Order XLI, Rule 23 of the C.P.C. In Perumbra Nayar v. Subramanian Pattar 23 M.K 445 : 10 M.L.J. 161 : 8 Ind. Dec. 712 which was a case under the Code of 1882, the inherent power of the Court to remand was also recognised. In Nanda Kishore Singh v. Ram Golam Sahu 18 Ind. Cas. 207 : 46 C.P 955 : 16 C.L.J. 508 it was held, invoking the power conferred by Section 151 of the Code, that the High Court is competent to make an order staying proceedings in execution of its decree, in view of an application by the judgment-debtor to the Judicial Committee for special leave to appeal to His Majesty in Council even though there was no direct provision in the Code. In Rash Behary Ghose v. Bhowani Churn Bose 34 C.P 97 it was held that the High Court has power under its general equity jurisdiction to grant an injunction, restraining the defendant from proceeding with a suit instituted by him in the Small Cause Court, independently of C. P. C. A similar view was taken in Uderam Kesaji v. HyeLerally Abdul Kayum 38 B.P 469 : 10 Bom. L.R. 1141 where Maclcod, J., refers with approval to the observations of Woodroffe and Mookerjee, J J., in Hukam Chand Boid v. Kamalanand Singh 36 C.P 927 : 3 C.L.J. 67. Prior to the enactment of Section 144 of the C.P.C. it was held in Mookoond LaL Pal Chowdhury R. Mahomed Sarmi Meah 14 C.P 484 : 7 Ind. Cas. (N.S.) 321 that the Court has inherent power to grant restitution, where a decree of the lower Court is reversed. A similar view was taken in Raja Singh v. Kooldip Singh 21 C.P 989 : 10 Ind. Dec. (N.S.) 1293 Collector of Meerut v. Kalka Persad 28 A.P 665 : 3 A.L.J. 556 : A.W.N. (1906) 171 and Shiam Sundar Lal v. Kaisar Zamini Begum 29 A.P 143 : 4 A.J. 19 : A.W.N. (1906) 315 In Alagappa Chettiar v. Muthukumara Chettiar 42 Ind. Cas. 836 : 41 M.P 316 : 22 M.L.T. 162 : (1917) M.W.N. 669 it was held that the Court has inherent power to order a defendant to re-pay money with interest, where he was allowed to draw the money, on an undertaking to re-pay it, if the plaintiff succeeded.

15. In Jai Berham v. Kedar Nath Marwari 69 Ind. Cas. 278 : 18 L.W. 802 : A.I.R. (1922) (P.C.) 269 : 4 P.L.T. 61 : 32 M.L.T. 10 : 37 C.L.J. 351 : 27 C.W.N. 582 : 44 M.L.J. 735 : 21 A.L.J. 490 : 25 Bom. L.R. 643 : (1923) M.W.N. 368 : 2 Pat. 10 : 49 I.A. 351 their Lordships of the Privy Council referred to the inherent jurisdiction of the Court to do justice between the parties in restitution proceedings.

16. Reference was made to Order XX, Rule 11 of the C.P.C. which states that the Court, when passing a decree may order that the payment of the amount decreed shall be postponed or shall be made by instalments with or without interest, and that after t the passing of the decree such an order can be passed only with the consent of the decree-holder. I do not think that this rule limits the power of the Court in execution proceedings to postpone the execution of a warrant for the arrest of the defendant. The Court does not stay execution of the decree absolutely, but only postpones one mode of relief granted by the Code in execution. As I have already pointed out, Order XXI, Rule 40 expressly gives the Court power when the defendant comes before the Court, either on notice or after arrest, and the only question is whether there is anything in the Code, which prevents the Court from exercising that power, when the defendant appears and shows cause which would, if the application was filed under the strict terms of Order XXI, Rule 40 entitle him to an order preventing his immediate arrest and detention in prison. Unless it can be held that whatever is not provided under Order XXI, Rule 40 is prohibited, I think Section 151 of the Code gives ample power to the Court. This, as I said before, has been the practice on the Original Side for several years and being eminently just and reasonable, I think it ought to be followed.

17. My attention has been drawn to the observations of Sir Walter Schwabe, C.J., in Afagan Sahib v. Abuld Majid Khan Order S. No. 16 of 1923. This was an appeal against an order of mine which stayed execution of a decree for Rs. 4,000 against the person of the judgment-debtor till the execution against the properties was taken out and they were sold. The judgment-creditor stated that the immoveable properties were worth nothing. The learned Chief Justice observed:

I can find no power in the Judge to make such an order. It is for the judgment-creditor to elect his remedies in execution, subject, of course, to such rules as there may be governing a particular case; but our attention has been called to no rule at all which would justify such an order as this.

18. There is unfortunately no reference to any of the provisions of the Civ. P.C. nor was the long standing practice on the Original Side brought to the notice of the Court. I do not think I am bound by this unreported decision. Section 3 of the Law Reports Act XVIII of 1875 was, I think, enacted to meet such cases.

19. I direct that execution against the persons of the sureties be stayed for one month, from 21st March, the decree-holder being allowed to proceed against the properties.

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