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Esuf Ali Mahammedbhoy Allibhoy and ors. Vs. A.K. Thaha Ummal and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Reported inAIR1924Mad773
AppellantEsuf Ali Mahammedbhoy Allibhoy and ors.
RespondentA.K. Thaha Ummal and ors.
Cases ReferredSteiurnan & Co. v. Angier Line
Excerpt:
- .....was about half a mile to the north, in 10 or 12 (sic) of water. he was not asked as to where the ship anchored, on the 28th, a curious omission, nor was p.w. 3 questioned on this matter. p.w. 1 says that she was standing on the 28th, at a point one mile from the beach the distance given by p.w. 1 for the 28th and that by p.w. 2 for the 0th suggest that the ship changed her situation. the evidence for plaintiffs throws no further light either way, d.w. 3 says that the suit schooner was east of his own schooner (which it may be remarked was in 10 feet or 12 feet of water according to p.w. 2) by half a mile. to the same effect is d.w. 4; but his evidence is not intelligible being too briefly recorded. d.w. 3 says that she had moved on the morning of the 30th, one-fourth furlong off. d.w......
Judgment:

Ramesam, J.

1. This is a suit for damages to plaintiffs' goods, consigned on defendants' Schooner, Sahul Hameed. The Schooner left Colombo on 25th August 1917 and arrived at Tuticorin on 28th August, with 250 cases of Safety Matches, entrusted by plaintiff to the mastef. On a certificate of survey (Ex. C), by the Secretary of the Local Chamber of Commerce the goods were sold by auction, on 30th October 1917 (Ex. C) and realized Rs. 3142 (Ex. D). The market value is alleged to be Rs. 31,750. The suit is for the difference.

2. Ex II is the bill of lading issued by the defendants' agent. It contains the usual exemption clause:

The act of God, King's enemies, Fire and all and every other dangers accidents of the Seas, Rivers and navigation of whatever nature or kind whatsoever excepted.3. Though there has been considerable argument, on the question of burden of proof and several cases have been cited before us, the matter seems to be clearly settled, in. the present state of authorities. It is for the defendant to plead and prove perils of the sea. If he makes out a prima facie case, the plaintiff can rebut it, by proving defendants' negligence (see the judgment of the Court of Appeal in The Glendanoch [1894] P. 226; Esher M.R., explains certain expression of Lord Herschell, in The Kantho 12 A.C. 508. See also The Norway 3 Moore P.C. (n.s.) 245, Scrutton on Charter Parties (10th Edition) Article 79, Note 1 and Article 83, Note at page 298, and Carver on Carriage by Sea, Section 87). We have therefore to see what the facts alleged and proved are. The defendants claim that the damage to the goods was on account of a peril of sea, i.e., that there was a strong wind on the night of the 29th and the Ship was driven away, from the place where she anchored at first towards the south. The wind then changed its direction, with the result, that the Schooner swung round and set on her anchor, causing a hole on her portside. The vessel stranded and at 6 a.m., there was 5 feet of water in the hold. The cases of safety matches were damaged by the sea water. The plaintiff denies any change in the position of the ship and alleges negligence on the part of the master in anchoring in shallow water.

4. Before discussing the evidence on these allegations, I may observe that the Subordinate Judge found on the 2nd issue that the liability of the defendants, as carriers, continued, till the 30th and on the 9th issue, he found against their allegation that the master was ready and anxious to deliver the goods on the 29th. It is on this footing that the appeal has been argued before us.

5. I will now discuss the evidence, as to what happened on the 28th and 29th.

6. Firstly, the weather on the 29th: P.W. 1 says that no signal of high and violent wind was given on that day. But this evidence is useless, as it is proved by D.W. 1, the Port officer, that no observation was taken during night. The extract from the log book, Ex. K, also shows that no entries were made for the night. D.W. 1 says that he recollects that the weather on the 29th was unsettled. We see no reason to reject this evidence. D.W. 3., the owner of another Schooner, M.S. Hydrose, which was also anchored in the harbour that night (see Ex. IX : this is also admitted by P.W. 2) says that there was high wind. D.W. 4., who was tandal of that Schooner, says there were violent winds from 2 a.m., upto 3 or 3-30 a.m. But D.W. 5 says that there was not strong wind, but only average wind. In the whole, it seems to me that there was some rough weather in the night, though it is possible, D.W. 4 was exaggerating. It might not have amounted to a storm or a cyclone.

7. The next question is where did the Schooner first anchor and did she move to another place further south, on account of the wind. The coast here runs from north to south. A little to the south of the port and harbour, there is an island called Hare Island, on which there is a lighthouse. During night, lights were prohibited as the war was then going on. On account of the island, the contours of equal depth near it recede towards the east and further from the coast. The form of the coat is as shown in the margin {vide any map with sea depths.)

8. If a chip, anchoring due east of the port, at a proper depth, drifts towards the south, parallel to the coast, the water would be getting shallower, on account of the nearness of the island.

9. On the 30th, the ship was found in 7 feet of water, (ebb). This is conceded by all the witnesses: {vide also Ex. E.). According to P.W. 2, she was then 2 or 3 miles away from the pier and the other Schooner was about half a mile to the north, in 10 or 12 (sic) of water. He was not asked as to where the ship anchored, on the 28th, a curious omission, nor was P.W. 3 questioned on this matter. P.W. 1 says that she was standing on the 28th, at a point one mile from the beach The distance given by P.W. 1 for the 28th and that by P.W. 2 for the 0th suggest that the ship changed her situation. The evidence for plaintiffs throws no further light either way, D.W. 3 says that the suit Schooner was east of his own Schooner (which it may be remarked was in 10 feet or 12 feet of water according to P.W. 2) by half a mile. To the same effect is D.W. 4; but his evidence is not intelligible being too briefly recorded. D.W. 3 says that she had moved on the morning of the 30th, one-fourth furlong off. D.W. 5 says that the ship had moved about 4 or 5 furlongs towards the shore of the southern side, D.W. 6 says that she had moved half a mile from her original place, which must have been at 9 feet (ebb.). He also says that she was 2 or 2 1/2 miles away from the shore on the 8th and that he noticed her changed situation with reference to a buoy quarter mile off. He appears to be disinterested and on his evidence I am inclined to think that the other Schooner was 1 1/2 miles east of the port, probably in 10 feet high water, or 8 feet (ebb); the suit Skooner was half a mile further east, i.e. 2 miles from the shore and that she must have been in 9 feet (ebb). It may be that D.W. 2 slightly-exaggerated when he said be anchored in 12 feet (high water) in Ex. III. The place, where the Schooners were anchored was the usual place for them. Here, it must be remembered that the difference in the tonnage between the two Schooners is only 14 tons (Ex. IX) and half a mile towards the east is a proper distance between the two. The draught of the suit Schooner shaft is 7 feet (Ex. X) and it is unlikely that on the 28th, she anchored in 7 feet of water (ebb). She must hare moved towards the south parallel to the coast, thus getting into shallow water. A slight gale causing such change or even a wreck in the native craft is not uncommon: (see also D.W. 5.) The only difficulty in the case is caused by the reports of D.W. I, Ex. X and Ex. N, where he expresses his opinion that, from the beginning, we must have been in 7 feet of water, I have already observed that this is unlikely. His first, report, Ex. N (dated 4th September, 1917), shows that the holding ground where the ship was said to have been first anchored was, not good. He then says that the evidence is not conclusive, so far as the vessel's dragging of the anchor is concerned. Probably he had not all the evidence we now have before us and his conclusion is therefore not decisive. He repeated it in the second report (Ex. X, dated 8th September 19l7). The learned vakil for the appellant drew our attention to Ex V, a protest made by the Master, on the 30th August. This is in English, a language, not known to the Master. That he relied on a change or situation, on the 4th September, appears from Ex. N. and he mentioned it expressly in his later protest, Ex. III, dated 7th September, 1917. It may be that the scribe of Ex. V omitted part of what was mentioned to him. Anyhow it must have been prepared in a hurry and that omission of the change, in the position of the vessel, in that document, is not conclusive (in the face of the other evidence), to show that the explanation of the Master was an after-thought of the 4th September. I have not relied on the evidence of D.W. 2, as it may be said to be interested. I therefore find that the ship dragged her anchor and moved towards the south from her original position 8 feet ebb. and 10 feet flow) to the later position (7 feet ebb.) If she was fully loaded, 8 feet (ebb) of water could nit be enough, but, with her actual load, it was sufficient. (see D.W. 5).

10. The next question is whether the facts so proved amount to a peril of the sea. If the vessel had anchored from the beginning in 7 feet of water, one may say it was sheer carelessness; hut on the facts proved it cannot be described as negligence. It may be that if the vessel had anchored in deeper water, further off towards the east, she would not have stranded even if she drifted towards the south, on account of the wind. The mere fact that the accident might have been avoided, by greater foresight, does not make it negligence. The difference between ordinary perils and extraordinary perils suggested in Story on Bailments (Section 512) has not been accepted by the authorities: (Carver Section 87), The loss need not be extraordinary, in the sense that the cause must be be uncommon. It is true that negligence does not save the defendants' liability (Wallis, J., in Grill v. General Iron Screw Collier Co. [1886] L.R. 1 C.P. 612 But if reasonable care is taken, the perils of the sea, while not including the effects of mere ordinary wear and tear, will include the consequences of any kind of accident ending in damage by sea, water (Abbot on Merchant Shipping, p. 632, citing Fletcher v. Inglis [1819] 2 B. and Ald. 315 Scrutton, Article 83, Corcoran Gurney 1 E. and B. 456 and Laurie v. Douglas [1846] 15 M.& W. 746. The Thrwscoe [1897] P. 301. The Catharine Chalmers 32 L.T. 847, Bishop v. Pentland 7 B. & C. 219 where a rope broke, Merchants Trading Co. v. Universal Marine Insurance Co. [1870] 9 Q.B. 581.

11. In Amies v. Stevens [1718] 1 Str 127, a sudden gust of wind was held to make all the difference. On the question of what is a proximate cause, the latest decision is Loyland Shipping Co. v. Norwich Union Fire Insurance Society [1918] A.C. 350, especially the judgment of Lord Shaw of Dunfermline may be referred.

12. The appellants pointed out that while the other Schooner had 3 or 4 anchors (P.W. 3), it does not appear that the suit Schooner had more than one. I do not think this matters. She had 15 fathoms of cable (Ex. N). The crew had put out more chain to prevent the dragging but without success; (Ex. X.). Some of the cases relied on by the learned vakil for the appellants Davis v. Garrett 6 Bing. 716 and James Morrison and Co. v. Shaw Savi Albion Co. Limited [1916] 23 K.B. 783 are cases of deviation. In Joseph Tarvers and Sons Limited v. Cooper [1915] 1 K.B. 73, clear negligence in leaving the barge unattended at night was proved and then it was for the defendant to show that the loss was not caused by the negligence. Negligence was also proved in Price & Co. v. Union Lighterage Co. [1907] 1 K.B. 750 (on appeal) and in In re Polemisand Furness Wihy and Co. [1921] 3 K.B. 560 Steiurnan & Co. v. Angier Line [1891] 1 Q.B. 619 was a case of theft by the men in the ship service. The cases of City of Peking 14 A.C. 40 and The President Lincoln [1911] P. 248 are cases of collusion and negligence where negligence was held to be the initial cause. In Leonards Carrying Co. Ltd. [1915] A.C. 785 the vessel was unseaworthy and the owners did not discharge the onus that lay on them.

13. We think the defendants have not been guilty of negligence and have proved a peril of the sea. In view of this finding, we have not heard arguments on the question of damages.

14. The appeal must be dismissed with costs.


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