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Nanda Lal Bose Vs. Ashutosh Ghose - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in55Ind.Cas.515
AppellantNanda Lal Bose
RespondentAshutosh Ghose
Cases ReferredLata Gobind Prasad v. Chairman of Patna Municipality
Excerpt:
limitation act (ix of 1908), section 10, schedule i, article 145 - suit to recover money from depository--limitition applicable--civil procedure code (act v of 1803), sections 2, clause 17, 60--manager of court of wards, whether public servant. - .....instance of the opposite party an order was passed that the rule should be heard again. i have now heard the learned pleaders on both sides. the facts are stated in the judgment delivered on the 24th of march last. there are now four points to be considered. the first one is that the lower court ought to have set aside its order when the defendant made his application for review of judgment. i have read the learned judge's judgment in regard to this application and i think that he was correct and that there is no ground for interference on that score.2. the second point urged is that the suit is barred by limitation. the point taken by the lower court was that the suit was saved by the operation of section 10 of the the limitation act. when the case was heard by this court, the learned.....
Judgment:

Walmsley, J.

1. This Rule was heard ex parte by Mr. Justice Chatterjea and Mr. Justice Panton some months ago, but later at the instance of the opposite party an order was passed that the Rule should be heard again. I have now heard the learned Pleaders on both sides. The facts are stated in the judgment delivered on the 24th of March last. There are now four points to be considered. The first one is that the lower Court ought to have set aside its order when the defendant made his application for review of judgment. I have read the learned Judge's judgment in regard to this application and I think that he was correct and that there is no ground for interference on that score.

2. The second point urged is that the suit is barred by limitation. The point taken by the lower Court was that the suit was saved by the operation of Section 10 of the the Limitation Act. When the case was heard by this Court, the learned Judges took a different view and held that the suit was subject to the Rule of 3 years' limitation. The learned Pleader who appears to day for the opposite party does not rely upon Section 10, but refers to Article 145 and quotes the case of Lata Gobind Prasad v. Chairman of Patna Municipality 6 C.L.J. 535. It appears to me that he is right in this contention and that in consequence the suit cannot be held to be time-barred.

3. The third point is that the defendant was a public servant and, therefore, entitled to the benefit of a notice under Section 80 Civil Procedure Code, I cannot find that he falls within any of the classes enumerated in Clause (17) of Section 2 of the Civil Procedure Code and, I, therefore, think that he was not entitled to a notice.

4. The fourth point is that the defendant was sued as manager of the estate but the decree was made against him personally; It appears to me that on the findings of the learned Judge of the Court below it is right that the decree should be made against him personally.

5. Taking these views, I discharge the Rule with costs--hearing fee one gold mohur.


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