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Chief Accounts Officer, E.i. Railway Vs. Indra Lull and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata High Court
Decided On
Case NumberCivil Rule No. 283 of 1950
Judge
Reported inAIR1951Cal315
ActsCode of Civil Procedure (CPC) , 1908 - Section 60 - Order 21, Rules 46 and 48
AppellantChief Accounts Officer, E.i. Railway
Respondentindra Lull and anr.
Appellant AdvocateBhabesh Narayan Bose, Adv.
Respondent AdvocateSanat Kumar Mukherji and ;Subodh Kumar Bhattacharyya, Advs.
Excerpt:
- .....munsif, first court, asansol, directing that a sum of rs. 92-12-0 be attached from the pay of the chief accounts officer, east indian railway, falling due on 1-3-1950, and thereafter from month to month until the final liquidation of the claim in the execution case before him. the execution case was being carried on against a judgment-debtor, e. w. adams, an employee of the railway. the learned munsif holding that his orders under order 21, rule 48, c. p. c., were not being complied with thought that he could apply the necessary screw on the chief accounts officer by directly attaching that officer's pay. obviously, the learned munsif has no such power. a faint suggestion was made before me that under order 21, rule 46 (b),c. p. c., the learned munsif had such power but even assuming.....
Judgment:
ORDER

Roxburgh, J.

1. This is a Rule against an extraordinary order by the Munsif, First Court, Asansol, directing that a sum of Rs. 92-12-0 be attached from the pay of the Chief accounts officer, East Indian Railway, falling due on 1-3-1950, and thereafter from month to month until the final liquidation of the claim in the execution case before him. The execution case was being carried on against a judgment-debtor, E. W. Adams, an employee of the Railway. The learned Munsif holding that his orders under Order 21, Rule 48, C. P. C., were not being complied with thought that he could apply the necessary screw on the Chief Accounts Officer by directly attaching that officer's pay. Obviously, the learned Munsif has no such power. A faint suggestion was made before me that under Order 21, Rule 46 (b),C. P. C., the learned Munsif had such power but even assuming that the rule applied, the garnishee in that case would not be the Chief Accounts Officer but the Government the employer of the judgment-debtor. In no circumstances could the learned Munsif attach directly the pay of the Chief Accounts Officer himself.

2. The result is that the rule is made absolute and the order is set aside. The petitioner, namely, the Chief Accounts Officer, is entitled to his costs.


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