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Kallepalli Pallayya (Died) by Legal Representative Middirala Ramanamma Vs. Karri Bhimaraju and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1924Mad859; 84Ind.Cas.970
AppellantKallepalli Pallayya (Died) by Legal Representative Middirala Ramanamma
RespondentKarri Bhimaraju and anr.
Cases ReferredPasumarti Payidanna v. Ganti Lakshminarasamma
Excerpt:
limitation act (ix of 1908), section 18, schedule i, article 181 - sale of exonerated defendant's property--restitution--fraudulent suppression of notice of salecontinuing fraud. - .....the court of the district munsif of ramachandarpur.2. petitioner applied to set aside the sale of property sold under the decree in o.s. no. 554 of 1912 of the coconada district munsif's court. so far as his share is concerned, the two courts allowed the application. counter-petitioner appeals.3. the petitioner had been exonerated from the decree, but nevertheless his property was sold and there must admittedly be restitution unless his application can be shown to be time-barred. the sale was in 1.915 and the application in 1921. there qan be no doubt in the light of rajagopala aiyar v. eamanujachariar : air1924mad431 that article 181 of the limitation act applies and petitioner will be time-barred unless he had pleaded and established facts which save him from the bar. i agree with the.....
Judgment:

Jackson, J.

1. Appeal from the order of the Subordinate Judge of Coconada in Appeal No. 17(a) of 1924 in C.M.P. No. 1390 of 1921 of the Court of the District Munsif of Ramachandarpur.

2. Petitioner applied to set aside the sale of property sold under the decree in O.S. No. 554 of 1912 of the Coconada District Munsif's Court. So far as his share is concerned, the two Courts allowed the application. Counter-petitioner appeals.

3. The petitioner had been exonerated from the decree, but nevertheless his property was sold and there must admittedly be restitution unless his application can be shown to be time-barred. The sale was in 1.915 and the application in 1921. There qan be no doubt in the light of Rajagopala Aiyar v. Eamanujachariar : AIR1924Mad431 that Article 181 of the Limitation Act applies and petitioner will be time-barred unless he had pleaded and established facts which save him from the bar. I agree with the appellant that he cannot set up a neAV case in appeal but the point for determination isywhether that was actually done, and whether a case under Section 18 of the Indian Limitation Act has been established. In the 5th para, of his petition the petitioner sets forth that in spite of the compromise which exonerated him from the decree, the counter-petitioner fraudulently proceeded against the entire property without serving notice on the petitioner. As notice was thus fraudulently suppressed the petitioner only came to know of the sale in August 1921. This contains all that is necessary to attract the provisions of Section 18 Indian Limitation Act to petitioner's case, and I cannot held it to be a fatal flaw that he has not specifically referred to this section. The counter-petitioner then contends that even supposing there was fraudulent suppression of notice at the time of the sale, no subsequent fraud is alleged and the petitioner was not fraudulently kept out of knowledge of the sale. This point was taken in the lower Appellate Court and I agree with the learned Subordinate Judge that there was a continuing fraud up to the date of petitioner's knowledge. The case cited by appellant Pasumarti Payidanna v. Ganti Lakshminarasamma 20 Ind. Cas. 314 : 33 M.K 1076 : 28 M.L.J. 525 hardly helps him. There at the time of the sale, a minor was treated as major, a circumstance which did not exactly keep the minor from knowledge of the sale.

4. Accordingly I see no reason to differ from the finding of the lower Courts, but the appellant asks that the order may apply to the share of the second defendant only, that of first defendant having been validly sold. There seems to be no objection to this modification and I order accordingly.

5. Costs to second defendant.


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