Skip to content


Ganesh Lal and anr. Vs. the East Indian Railway Co. Ltd. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1925Cal299
AppellantGanesh Lal and anr.
RespondentThe East Indian Railway Co. Ltd.
Cases ReferredEast Indian Railway Company v. Jagapat Singh
Excerpt:
- .....dismissed the plaintiff's suit and i think he is right in so doing. in the case of the east indian railway company v. jagapat singh : air1924cal725 , to which i was a party, we have held that when the loss is not admitted by the plaintiff the railway company must prove it. in this case, as i have said, the plaintiff has admitted the lose so that the defendant-company is relieved of the necessity of proving it. in the bombay case above referred to the same thing happened. from the report of that case it appears that the plaintiff never admitted the loss and he sued the defendant-company first, for recovery of two bags of rice or secondly for the sum of rs. 30 as compensation for the value thereof. the point that was decided in that case was whether it was sufficient for the defendant.....
Judgment:

Suhrawardy, J.

1. The rule was issued on the ground that in view of the decision of the Bombay High Court in the case of Ghelabhai Punsi v. East Indian Railway Co. A.I.R. 1921 Bom. 443 the order of dismissal made by the Small Cause Court Judge should not have been made. It appears on a perusal of the plaint that the plaintiff admits that the goods were lost and further he makes a claim that the goods were lost on the E.I. Railway. The goods were originally consigned at a station on the E.B. Railway and the plaintiff wants to make the Company liable for the loss of the goods. The loss has been admitted but the plaintiff has not adduced any evidence that the loss was due to the neglect of the railway administration & c., in accordance with the terms of the Risk Note B under which the goods were consigned. The learned Small Cause Court Judge has dismissed the plaintiff's suit and I think he is right in so doing. In the case of the East Indian Railway Company v. Jagapat Singh : AIR1924Cal725 , to which I was a party, we have held that when the loss is not admitted by the plaintiff the Railway Company must prove it. In this case, as I have said, the plaintiff has admitted the lose so that the defendant-Company is relieved of the necessity of proving it. In the Bombay case above referred to the same thing happened. From the report of that case it appears that the plaintiff never admitted the loss and he sued the defendant-Company first, for recovery of two bags of rice or secondly for the sum of Rs. 30 as compensation for the value thereof. The point that was decided in that case was whether it was sufficient for the defendant Company merely to admit the loss and not to adduce any evidence to show that the goods were as a matter of fact lost. That case, therefore, is distinguishable from the present case and the ground upon which this Rule was issued must, therefore, fail. The rule is discharged with costs. One gold mohur.

Chotzner, J.

2. I agree.


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