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Narayana Annavi and ors. Vs. K. Ramalinga Annavi Minor by His Guardian Dharmi Ammal and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in36Ind.Cas.428
AppellantNarayana Annavi and ors.
RespondentK. Ramalinga Annavi Minor by His Guardian Dharmi Ammal and ors.
Cases ReferredSrinivasa Iyengar v. Thiruvengadathaiyangar
Excerpt:
hindu law - partition marriage expenses, anticipatory provision for--marriage expenses incurred after partition suit but before decree, whom to be credited to--gift by co-parcener of portion of his share to daughter, validity of. - .....| |subramania aunavi, raman annavi, krishna annavi, died died died| (k) adopted son |auantanarayana annavi, auantanarayana annavi, | died died, || natural son of ramalinga aunavi, |_________________ (x) married ramulu animal, || | | (who died in 1891) |subb- son son |ramania died. died. |annavi |died || |anantanarayana |annavi ____________________________________d.w. no. 4. |___________________________________________________________| | |muthusami annavi, kamalinga annavi, lakshiwrvaraya annavi, died in 1898. died in 1901 died, march 1909| || ___________________________| | | | narayana annavi, pannu ammal,| plaintiff no. 1 defendant no. 4. | || ____________________| | | |ramakrishna krishnan,|subranianian, minor plaintiff no. 3.|minor.....
Judgment:

Sankaran Nair, J.

1. This is a suit for partition. The following pedigree will show the relationship of the parties:

____________________________________________________________________| | |Subramania Aunavi, Raman Annavi, Krishna Annavi, died died died| (k) Adopted son |Auantanarayana Annavi, Auantanarayana Annavi, | died died, || Natural son of Ramalinga Aunavi, |_________________ (x) married Ramulu Animal, || | | (who died in 1891) |Subb- Son Son |ramania died. died. |Annavi |died || |Anantanarayana |Annavi ____________________________________D.W. No. 4. |___________________________________________________________| | |Muthusami Annavi, Kamalinga Annavi, Lakshiwrvaraya Annavi, died in 1898. died in 1901 died, March 1909| || ___________________________| | | | Narayana Annavi, Pannu Ammal,| Plaintiff No. 1 defendant No. 4. | || ____________________| | | |Ramakrishna Krishnan,|Subranianian, minor plaintiff No. 3.|minor plaint-|iff No. 2.| |______________________________________________________________________| | | |Anantanarayana Annavi, Subramania Annavi, Krishna Annavi, Ramakrishna Annavi, (sec x abovo wife died, (died November 1909), defendant No. 3Ramulu Ammal, adopted, wife Lakshmi Animal, wife Dharini Ammal, |defendant No. 2) defendant No. 5. defendant No. 6 Ramalingam,defendant No. 3.|Ramalingam, minor,defendant No, 1.

2. Narayana Annavi the first plaintiff is the son of Lakshmivaraha Annavi, who is now de ceased. The second and third plaintiffs ar the minor sons of the first plaintiff. Th first, second and third defendants are the descendants of Ramalinga Annavi, the brother of Lakshmivaraha Annavi. The fourt defendant is the first plaintiff's sister, who claims to be in possession of certain properties transferred to her by her father The plaintiffs state that those transfer are invalid and the properties still continue in the possession of the joint family The fifth and sixth defendants are, two widows of deceased co-parceners and they are joined as parties to the suit as provision has to be made for their maintenance.

3. The contention of the first defendant is that there was a partition in the family about the year 1895-96 during the lifetime of the three brothers Muthuswami Annavi Ramalinga Annavi and Lakshmivaraha Annavi' and that Ramalinga Annavi was only in management of the properties set apart for his share and after hire the first defendant's father Krishna Annavi continued in management of those properties and that the plaintiffs are not entitled to any share in the properties that belonged exclusively to Ramalinga's branch, The fourth defendant denied that the alienations in her favour are invalid. The Subordinate Judge found that there was a partition effecting a severance of interests in respect of the debts due to the family in the year 1895-9 but the family retained its undivided status in respect of lands and houses, and that under that partition of the debts, the second defendant obtained two-eighths and the balance of the debts remaining due to the family, with the exception of Rs. 5,000 which was set apart for Muthuswami Annavi, was equally divided between Ramalinga and Lakshmivaraha. He also found that the items of property included in the sale-deed, Exhibit III, belonged exclusively to the second defendant. The properties purchased since the partition by the family were directed to be divided between the parties in the proportion in whish the debts were divided in 1895-96. The lands which were left undivided in 1895-96 were directed to be divided between the parties according to the shares to which they would be entitled under the Hindu Law. He also upheld the transfers in favour of the fourth defendant. In appeal, it is contended that all these findings are wrong.

* * * * * * * * * *.

4. The deed of gift in respect of the properties in schedule XV(c) was executed only on the 4th November 1908. It was given to the fourth defendant by her father as her siridhancmu If this deed had been impeaehed in his lifetime, he might have claimed his share in all the properties which are now found to belong to 'the joint family and given' to her such properties as he pleased. Having regard to his share, we are unable to say that his gift was unreasonable. See Anivilla Sundarararnayya v. Oherla Sitamma 10 ind. Cas. 56 : 35 M.P 628 : (1911) 1 M.W.N. 422 : 9 M.L.J. 469 : 21 M.L.J. 695. Moreover, he was living with her in his old age and she was taking care of him and it was in consideration of the care she took of him that these properties were given to her The transaction cannot therefore, be treated as a mere gift. In these circumstances, we are of opinion that the gift is not invalid.

5. The appeal is argued next against the lower Court's findings on issue No. 9 that the plaintiffs are not entitled to any amount for the expenses of the marriages of the second and third plaintiffs. The secondhand third plaintiffs are the first plaintiff's minor sons, and the expenses of the marriage of the second plaintiff-were incurred after the suit was filed. The third plaintiff is Still unmarried.

6. It has been settled by Devulapalli Kameswara Sastry v. Polavarapu Veeracharlu 8 Ind. Cas. 195 : 20 M.L.J. 855 that marriage is so far a normal and obligatory incident in a Hindu's life that the expenses of its performance are chargeable against the joint family, to which he belongs.

7. In the present case, the severance of the joint family was effected only by the decree under appeal. Thandayuthapani Kangiar v. Bagunatha Kangiar 10 Ind. Cas. 660 : (1911) 1 M.W.N. 223. The lower Court's decision as to the expenses of the 'second plaintiff's marriage accordingly cannot be sustained. They must be credited to plaintiffs in the account which will have to be taken.

8. As regards third plaintiff, reliance is placed on Srinivasa Iyengar v. Thiruvengadathaiyangar 23 Ind. Cas. 264 : 68 M. 556 M.L.J. 644 : (1913) M.W.N. : (1914) M.W.N. 282 : 15 M.L.T. 307 in which after two learned Judges had differed, a third held that the expenses of the marriage of an unmarried co-parcener should be awarded to him or his guardian at partition. We regret that we are unable to fallow this decision. It is not material that the argument in it, based on the fact that the marriage of an opposing co-parcener had already been performed by the family, is not relied on here. Nor do we deal with the social considerations, which had weight with Sadasiva Aiyar, J. Nor is it necessary for us to decide, as we have been pressed to do that if provision for future marriages is obligatory it is so only between co-parceners of one generation, though the reference in the texts to 'brethren' may support that conclusion. Our ground of decision is the broader one that the learned Judges, Sundara Aiyar and Spencer, JJ., who have accepted the view contended for by the plaintiffs, did so on the assumption that marriage being obligatory, anticipatory provision must necessarily be made for it at partition. That assumption appears to us unfounded.

9. We take it that the account given of the texts in the case relied on is exhaustive, since no others have been cited before us. In each we have merely a simple and general injunction that the brethren, who make partition, must perform subsequent sanskaras for those who have not yet undergone them. It is not necessary for the present purpose to decide whether this injunction imposes a legal, and not merely a pious obligation. It is sufficient that the texts, the sole foundation of the plaintiffs claim, enjoin nothing expressly or impliedly as to the method, by which performance of this obligation is to be secured, and nothing as to reservation of funds for it. For all that is enjoined, the uninitiated or unmarried member's right is only to obtain funds from the brethren, when they are required, that is, when and if the expenditure has been or is about to be incurred. There is, therefore, no reason in the texts for enabling him to do so earlier. On the other hand, it seems unreasonable to order present payment of money, which might never of only partly be utilized in the manner intended and of which it might be difficult or impossible to recover the unspent portion. For it is unlikely that the money would be preserved intact or would be traceable. On the death of the unmarried member in question, the unspent portion would not necessarily reverts to the other members, who made it, as his heirs, since his heirs might not be those members, but his mother or his father. Again, it would be inconvenient for the Court to estimate, it might be years in advance, expenses the amount of which would depend on the future tastes and status of the unmarried member and his bride's family. For these reasons we find issue No. 9 against the plaintiffs as regards the third plaintiff's, marriage expenses.

10. According to our findings, the houses and manaikats which belonged to the family, in 1895-1896 will be divided as family properties. All parties bear their own costs.


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