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Maharaj Bahadur Singh of Baluchar Vs. Srimati Achala Bala Devi and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in105Ind.Cas.763
AppellantMaharaj Bahadur Singh of Baluchar
RespondentSrimati Achala Bala Devi and ors.
Cases ReferredJadu Nath Dandupat v. Hari Kar
Excerpt:
limitation act (ix of 1908), schedule i, articles 29, 36, 48, 49 - suit for value of crops wrongfully attached, cut and removed by defendant--limitation. - .....of that decree attached certain standing crops. the respondent claimed that the land and the crops standing upon it belonged to her, and on the 25th of january, 1919, her claim was upheld. meanwhile, notwithstanding the claim which had been presented by the respondent, the sale was held in execution of the decree, and the standing crops were sold to a servant of the appellant. the day after the respondent had vindicated her right to the crops and had obtained an order that the crops belonged to her, the appellant himself or by his agents came upon the land, cut the crops, took them away, and subsequently took possession of the proceeds of the sale. thereupon, within three years of the decision in the claim case the plaintiff brought the present suit against the appellant and two of.....
Judgment:

Page, J.

1. This is an appeal from a decree of the learned District Judge of Murishidabad affirming a decree of the learned Munsif of Jangipur, The material facts are as follows: The appellant brought a suit and obtained a decree, and in execution of that decree attached certain standing crops. The respondent claimed that the land and the crops standing upon it belonged to her, and on the 25th of January, 1919, her claim was upheld. Meanwhile, notwithstanding the claim which had been presented by the respondent, the sale was held in execution of the decree, and the standing crops were sold to a servant of the appellant. The day after the respondent had vindicated her right to the crops and had obtained an order that the crops belonged to her, the appellant himself or by his agents came upon the land, cut the crops, took them away, and subsequently took possession of the proceeds of the sale. Thereupon, within three years of the decision in the claim case the plaintiff brought the present suit against the appellant and two of his servants in whose name the standing crops had been purchased for damages representing the value of the crops which had been cut and removed by the appellant, and she obtained a decree in both the lower Courts. The learned Advocate who appeared for the appellant, if I may say so, had most skilfully endeavoured to obtain the reversal of these decrees upon the ground of limitation. He does not contend in second appeal, and it is not open to him to contend that the crops standing or cut did not belong to the respondent, but he claims that if the claim is to recover the crops upon the footing that they were immoveable properties the plaintiff's cause of action is barred by Article 36 of the Limitation Act, and if they are moveable properties it is barred by Article 29 of the Limitation Act. I do not agree with him. In my opinion, this case is governed by either Article 48 or 49, and Jenkins, C.J., in the case of Jadu Nath Dandupat v. Hari Kar 18 Ind. Cas. 253 : 17 C.W.N. 308 : 17 C.L.J. 206 distinguished the case, (upon which the appellant relies), of Hari Charan Fadikar v. Hari Kar 32 C. 459 : 9 C.W.N. 376, upon the ground that in the latter case the decision proceeded upon the footing that there is nothing to show that they (the standing crops) were cut when the distress was effected', whereas in the case before him 'there is a distinct finding by the Munsif that the crops had been cut and being so cut were removed by the defendant.' In the present case, the finding of both Courts is that the very next day after the claim case was decided in favour of the respondent the defendant and his agents came upon the land and cut and removed the standing crops. I agree with the decision of the learned District Judge that the present case is governed by the case of Jadu Nath Dandupat v. Hari Kar 18 Ind. Cas. 253 : 17 C.W.N. 308 : 17 C.L.J. 206, with the result that the appeal will be dismissed with coats.

Graham, J.

2. I agree.


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