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Burhan Mirdha Vs. Mt. Khodeja Bibi - Court Judgment

LegalCrystal Citation
SubjectCivil;Family
CourtKolkata
Decided On
Reported inAIR1937Cal189
AppellantBurhan Mirdha
RespondentMt. Khodeja Bibi
Cases Referred and Ahmed Suleman v. Mt. Bai Fatma
Excerpt:
- .....determination in this rule is one of considerable importance and relates to the jurisdiction of civil courts in suits relating to the dissolution of mahomedan marriages. it appears that a suit was instituted by mt. khodeja bibi against burhan mirdha, the petitioner in the rule, for a declaration that her marriage with the petitioner was dissolved by divorce given by the petitioner or in the alternative for a dissolution of the marriage on the grounds of desertion, cruelty, etc., and for an injunction. the suit was filed in the court of the district judge of burdwan. by his written defence the husband, amongst other defences, raised the contention that the suit should have been instituted in the court of the lowest grade, viz. the court of the munsif and not the court of the district.....
Judgment:

D.N. Mitter, J.

1. The question of law which falls for determination in this Rule is one of considerable importance and relates to the jurisdiction of civil Courts in suits relating to the dissolution of Mahomedan marriages. It appears that a suit was instituted by Mt. Khodeja Bibi against Burhan Mirdha, the petitioner in the rule, for a declaration that her marriage with the petitioner was dissolved by divorce given by the petitioner or in the alternative for a dissolution of the marriage on the grounds of desertion, cruelty, etc., and for an injunction. The suit was filed in the Court of the District Judge of Burdwan. By his written defence the husband, amongst other defences, raised the contention that the suit should have been instituted in the Court of the lowest grade, viz. the Court of the Munsif and not the Court of the District Judge, the suit being valued at Rs. 10 for the declaration and dissolution and Rs. 5 for the injunction. The learned District Judge framed an issue on the question and held, negativing the defence of the petitioner, that he has jurisdiction to try the suit, by his order dated 14th March 1936. The petitioner being aggrieved by this order moved this Court and obtained the rule on the opposite party to show cause as to why the order of the learned District Judge should not be set aside. The learned District Judge rested his conclusion on the ground that the District Judge is the Kazi for Mahomedan marriages, and that in practice the District Judge has tried such cases and relied on a decision of this Court in Mafizuddin Mondal v. Rahima Bibi : AIR1934Cal104 .

2. As the question is one of some importance as it involves the question of proper forum of Courts for dissolution of Mahomedan marriages, the matter has been referred to a Special Bench. The learned District Judge's decision has been attacked on several grounds: (i) There is a special enactment abolishing Kazis (Act 11 of 1864), and as the question of the proper forum for litigation is one of procedure and not of substantive law the matter must be governed by the Civil Procedure Code. (ii) There is no text of Mahomedan law which countenances the proposition that all matrimonial matters must be determined by the Chief Kazi. (iii) The cases which lay down that the District Judge in British Administration corresponds to the Kazi of Mahomedan times are all oases of wakf and should not be any guide with regard to matrimonial matters. These contentions seem to us to be well founded and must prevail.

3. It appears to us that the idea or notion that the principal Court of original jurisdiction under the British Government in India is vested generally speaking with the powers exercised by the Kazi has been derived from cases relating to wakfs under Section 92, Civil P. C, or to cases of granting of leases of wakf property: see Shama Churn v. Abdul Kabeer (1899) 3 C W N 158 and Nemai Chand v. Golam Hossain (1910) 37 Cal 179. Indeed the Mahomedan jurists themselves restrict the jurisdiction in regard to wakfs and charities to the Chief Kazi (the Kazi-ul-Kuzzat). For example it is stated that the power of sanctioning alteration of investment or change of wakf property, granting longer leases than are ordinarily allowed by law or provided for by the wakfnama, and similar acts, is vested only in the Chief Kazi: see Rt. Hon'ble Syed Ameer Ali's Mahomedan Law, p. 480, note (2), Edn. 4. The functions of the Kazi with regard to wakf cases are really the functions of the Chief Kazi who would correspond to the principal civil Court of original jurisdiction. The wakf cases must therefore be kept apart when we are considering the question of the forum regarding matrimonial matters where the parties are Mahomedans. It may be pointed out even in a recent wakf case from Lower Burma the Judicial Committee used language which goes to show that the place of Kazi in the British Indian system is taken by the civil Courts: see Mahommed Ismail Ariff v. Ahmad Mulla Dawood AIR 1916 P C 132 at p. Mahommed Adamji Peerbhoy v. Akberally Abdulhussein Adanji Peerbhoy . But as these two cases were under Section 92 of the Code, the Civil Court was the District Judge. With regard to matrimonial disputes amongst the Mahomedans however the civil Courts have taken the place of Kazis. In Edn. 5 of the Rt. Hon'ble Syed Ameer Ali's Mahomedan Law this position has been made clear as the following extract from the said book, at p. 525, will show:

The question naturally arises how should the parties act in British India or even in Moslem Feudatory States where no Kazis have been left to deal with matrimonial difficulties of this character. The civil Courts have taken the place of Kazis.

4. For the opposite party it has been argued that there is a paucity of cases of matrimonial dispute for women were very reluctant to bring divorce suits and in ancient times, if a wife was dissatisfied with marriage, she could apply to the Prophet herself: see Mahomed Ali's Holy Koran Edn. 2, p. 301, footnote. It is pointed out that with regard to the power of giving minor girls in marriage and the power of effecting istibdal, a distinction is drawn between the functions of the Kazi and the Chief Kazi: see Atimunnessa v. Abdul Sobhan AIR 1916 Cal 891 at p. 481. It is said that in a matter so serious as dissolution of marriage the District Judge is the better judge as he alone can dissolve a Christian marriage. It is further argued that there is a uniform practice in Bengal for such suits being tried by District Judges. With regard to this last argument it can be said at once that the practice is not at all uniform. On the other hand it is the experience of some of the members of the Bench that these suits are brought before the Munsif or Subordinate Judge in some cases. The suits being valued at less than Rs. 1,000 it is the Munsif's Court which is the Court of the lowest grade and under Section 15, Civil P. C, the suit should have been filed before the Munsif. Section 4, Civil P. C, does not help the opposite party for there is no special form of procedure prescribed by any other law in force.

5. We are not impressed by the argument on behalf of the opposite party that as Christian marriages are annulled by the District Judge we should hold that Mahomedan marriages should be dissolved by him and not by Courts of lower grade. The Courts of the lower grade do try oases of restitution of conjugal rights where the parties are Hindus or Mahommedans, and we see no reason why they will be incompetent to deal with questions of dissolution of Mahomedan marriages. For the aforesaid grounds we are of opinion that the suit should have been filed before the Munsif who is the Court of the lowest grade having jurisdiction to try such suits. It is argued we should not interfere in revision as the District Judge has also jurisdiction to deal with the matter. That is so, but we think in the present case the proper procedure should be followed in the first instance and we direct the learned District Judge to return the plaint to the plaintiff for presentation of the same to the Munsif. The Rule is made absolute. There will be no order as to costs in the circumstances of the present case.

Patterson, J.

6. I agree.

Ameer All, J.

7. I agree.

M.C. Ghose, J.

8. I agree with my learned brother Mitter, J. The word 'Kazi' in Arabic means a 'judge.' It would therefore apply to all Judges of our Courts. In Shama Churn v. Abdul Kabeer (1899) 3 C W N 158, Fukrrunnessa Begam v. District Judge, 24 Parganas AIR 1920 Cal 129, Hurdm Ray Chamaria & Co. v. Ujir Shaik AIR 1928 Cal 766 and Atimunnessa v. Abdul Sobhan AIR 1916 Cal 891 the question was who was the Judge who could deal with questions of transfers of wakf properties It was held that the jurisdiction lay with the District Judge. This is in analogy with Section 92, Civil P.C. In matrimonial matters there is no reason why oases should not be tried by the Court of the lowest jurisdiction. The question of jurisdiction is a question of procedure, and not of substantive law. The substantive law has been saved to Moslems, but the procedure is to be of our British Indian Courts As far as I recollect, in Barisal and Jessore, as District Judge, I heard appeals in suits tried by Munsifs on matrimonial disputes of Moslems. In the High Court I heard a second appeal on 7th June 1935, 8m. Jahora Khatun v. Mirza Rahamatulla; the suit was by a Moslem lady for dissolution of her marriage with the defendant. The suit was valued at Rs. 45; it WHS heard by a Munsif and the appeal was heard by the appellate Court of Midnapore. There are reported cases, Zafar Hussain v. Ummat-ur-Rahman AIR 1919 All 182, Mt. Rahiman Bibi v. Fazal : AIR1927All56 , Khatija Bibi v. Umarsaheb Ansersaheb AIR 1928 Bom 285 and Ahmed Suleman v. Mt. Bai Fatma AIR 1931 Bom 76 showing that in the United Provinces and Oudh and in Bombay such suits are heard by the Courts of the lowest jurisdiction. In my opinion the present suit, which is valued at Rs. 15, should be tried by a Munsif.

Nasim Ali, J.

9. I agree.


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