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Freeman Vs. P. and O.S.N. Co., Ltd. - Court Judgment

LegalCrystal Citation
Decided On
Reported in25Ind.Cas.885
RespondentP. and O.S.N. Co., Ltd.
Cases ReferredHeugh v. London and North
carrier - wrong delivery of goods--liability of carrier--duty of consignee--calcutta port act (bengal act ix of 1890), section 91. - .....the packages were sent by mrs. freeman by the defendant company's s.s. 'namur' under a bill of lading dated 3rd february 1911. she signed a declaration of value in which the contents of the case were valued at 15 and of the crate at 7. the plaintiff had given his mother no directions on this point. the consignee in the bill of lading was n. w. freeman, calcutta. the plaintiff did nothing with regard to taking delivery of the cases on arrival, either by notifying the defendant company or by instructing an agent to clear the goods on his behalf. the packages arrived on 10th march 1911 and were in the ordinary course landed by the defendant company and made over to the port commissioners. the responsibility of the defendant company thereby ceased under section 91 of the calcutta.....

Chitty, J.

1. This is a suit brought by the plaintiff against the P. & O.S.N. Co. to recover a sum of Rs. 2,242 as damages for the loss to him of articles of wearing apparel contained in a case delivered to one Nigel W. Freeman. The claim for Rs. 142, part of the above sum, on account of the plaintiff's expenses between Nagpur and Calcutta and his evidence here is clearly unsustainable. The plaintiff values the entire contents of the case at Rs. 3,000, and those articles of clothing which were returned to him by Nigel W. Freeman at Rs. 900. The balance claimed is thus Rs. 2,100. The facts of the case are not in dispute. In January 1911 the plaintiff, Noel William Freeman, who is a Barrister-at-Law, intended to come out to Nagpur in the Central Provinces. He was then coming to India for the first time and proposed to travel by America and Japan, arriving at Calcutta from the East about the end of April. He purchased an outfit, packed and locked the box now in question and left England in January 1911. Before leaving he requested his mother to send on his things to Calcutta. There were two packages, the case in question containing clothes, a medicine chest and a revolver, and a crate containing a gun and golf-sticks. The packages were sent by Mrs. Freeman by the defendant Company's s.s. 'Namur' under a bill of lading dated 3rd February 1911. She signed a declaration of value in which the contents of the case were valued at 15 and of the crate at 7. The plaintiff had given his mother no directions on this point. The consignee in the bill of lading was N. W. Freeman, Calcutta. The plaintiff did nothing with regard to taking delivery of the cases on arrival, either by notifying the defendant Company or by instructing an agent to clear the goods on his behalf. The packages arrived on 10th March 1911 and were in the ordinary course landed by the defendant company and made over to the Port Commissioners. The responsibility of the defendant Company thereby ceased under Section 91 of the Calcutta Port Act, 1890. As no one appeared to take delivery, the defendant Company on 30th March 1911 sent a notice of arrival addressed, as was the bill of lading, to 'N, W. Freeman, Esq., Calcutta.' This was delivered by the post office to one Nigel W'. Freeman, an employee in the paper mill at Kankinarah. That person requested a Mr. W. H. Powell to take delivery of the packages on his behalf. Mr. Powell accordingly attended at the defendant Company's office, produced the notice of arrival, executed in the defendant Company's favour an indemnity bond and thereupon received a delivery order dated 18th April 1911. Armed with, this he accompanied Miss Adelaide Freeman, a sister of Nigel W. Freeman, to the Customs House, where the packages were lying,as they contained arms. The packages were opened at the Customs House, as, of course, Mr. Powell had not the keys, and the contents were there appraised at Rs. 491. The duty was paid by Miss Freeman or Mr. Powell and the packages were delivered to them. It is difficult to understand how these persons can have taken delivery without some inquiry, as the box bore the name Noel Freeman' clearly painted in large white letters. It is still more difficult to understand how Nigel Freeman could have retained the goods, knowing, as he must have known, that they were not his. He did, however, retain them. He did more. He wore many of the clothes and used and broke the gun.

2. On 4th April 1911 Mr. Max Freeman, a brother of the plaintiff, wrote to the defendant Company in Calcutta stating that the bill of lading had been sent to catch Mr. N. W. Freeman on his way to India from Japan, and asking them to store the baggage until Mr. N. W. Freeman could get the bill of lading and communicate with them as to what he wished to do. This letter must have reached the Calcutta office of the defendant Company on 24th April and was answered on the 25th. Mr. M. Freeman was informed that the delivery order had been granted to Mr. Powell on a letter of guarantee, as he had applied personally for delivery of the packages on instructions from Mr. N. W. Freeman.

3. The plaintiff had changed his intention of arriving in Calcutta in April. He turned aside in America and went as far north as Alaska, from which country he wrote to the defendant Company on 26th August 1911 that he had just received the bill of lading and should probably claim the packages in person very shortly. As a fact he first called at the defendant Company's office in person with the bill of lading on 13th November 1911, when he found that the goods had been delivered to the other Mr. N. W. Freeman. Mr. 'Nigel Freeman was then addressed both by the defendant Company and the plaintiff. Eventually in December 1911 he returned to the plaintiff the gun and revolver, for which no claim is now made, and some of the articles of wearing apparel. For the non-production of the remainder he gave no satisfactory account. No criminal proceedings were instituted against him and I am told that he has now gone to Australia. Such being the facts of the case, the sole question for my' determination at present is whether the defendant Company are liable to the plaintiff. The question of the extent of such liability, if any, has been allowed to stand over until the other point has been decided.

4. In the first place, it is now conceded that no liability can attach by reason of the contract contained in the bill of lading. The contract of carriage was admittedly at an end when the packages were made over by the defendant Company to the fort Commissioners. It is, therefore, unnecessary to consider the several provisions of the bill of lading or to determine whether, if at all, the defendant Company could be made liable' under that contract, having regard to the undervalue stated in the declaration made by Mrs. Freeman and other circumstances.

5. Secondly, it is conceded that the defendant Company were not bailees in the ordinary sense, inasmuch as they had not possession of the goods at the time when they were delivered to Nigel Freeman.

6. It was contended for the plaintiff that the defendant Company were liable because they had done an unauthorized act in sending out the notice of arrival of 30th March 1911, and again in issuing the delivery order of the 18th April 1911. The words 'unauthorized act' are taken from the case of Wort v. Bott (1874) 9 Ex. 86 : 43 L.J.Ex. 81 : 30 L.T. 25 : 22 W.R. 414 on which plaintiff's Counsel strongly relied. That case appears to me to be clearly distinguishable from the present. There was no authority whatever to the defendant to make over the goods to Grimmett or any one else. He did so innocently no doubt, but having chosen Grimmett as his agent to return the goods to the plaintiff, he was held responsible for that person's misappropriation of the goods. There was in that case no contract, as there is here, between the plaintiff and the defendant. The case of The Stettin (1889) 14 P.D. 142 : 58 L.J. Adm. 81 : 61 L.T. 200 : 38 W.R. 96 : 6 Asp. M.C. 395 cited by plaintiff's Counsel has not, in my opinion, any application in the present case. That decision turned upon the bill of lading. I am unable to hold that the act of the defendant Company in sending out the notice of arrival and issuing a delivery order to a person whom they, bonafide thought to be the person entitled to the possession of the goods, was an unauthorized act for which they can be made liable. Their duty under the bill of lading was to carry the goods, to Calcutta and there deliver them to the consignee. Here the Legislature has conferred on the Port Commissioners the: duty of actually delivering goods which arrive by sea, but it is the practice of shipping companies, and certainly of the defendant Company, to issue such notices of arrival. This, as the evidence shows, is done out of courtesy to the consignees and not as a duty. On the contrary it is clearly the duty of the consignee to ascertain when the goods will arrive and to be ready to take delivery. As to the delivery order, the evidence shows that the bill of lading is released or a delivery order issued on an indemnity being taken, rather to show the Port Commissioners that the shipping Company have no outstanding lien for freight or other charges, than as an authority to the Port Commissioners to deliver. The only circumstance that suggests any liability on the part of the defendant Company is that they consider it necessary to take an indemnity bond at all. Why they do so Mr. Arnold Jenkins was unable to explain, except by saying that it is and has long since been the invariable practice. The Port Commissioners also take such bonds, in cases too where the shipping Company has taken one. Whether that course was followed here does not appear, In my opinion what the Court has to see is whether the defendant Company in doing what they did acted in a reasonable and proper manner. If they did, they cannot be held liable simply because the notice got into the hands of a wrong person who acted fraudulently in the matter. It was argued for the plaintiff that the sending out of the notice addressed simply N. W. Freeman, Esq., Calcutta', indicated gross negligence on the part of the defendant Company. I am unable to accept this contention. That was the address given by the plaintiff himself, or on his behalf, in the bill of lading, and the defendant Company had no order. It might be a perfectly sufficient address or it might not. The defendant Company cannot be held responsible for the fact that the plaintiff was not at hand to receive the notice and take delivery, while there was another person of the same name who was unscrupulous enough to do so. The case of Heugh v. London and North-Western Ry. Co. (1870) 5 Ex. 51 : 39 L.J.Ex. 48 : 21 L.T. 676 is more like the present case in its facts, and the remarks in the judgments in that case are very much in point. The plaintiff, is certainly entitled to sympathy for the loss of his effects, but I cannot hold that the defendant Company are liable to make good that loss.

7. It follows that the suit must be dismissed, and except as regards the costs of the commission to England it must be dismissed with costs, including reserved costs, if any, on scale No. 2. As regards the commission, I have considered the correspondence between the parties previous to its issue. The question of authority to make the declaration was not gone into in England and Mrs. Freeman was not in fact examined. I accordingly direct that the plaintiff and defendant Company do each bear their own costs of that commission.

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