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intu Miah Mistry Vs. Darbuksh Bhuiyan - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1914Cal845,25Ind.Cas.380
Appellantintu Miah Mistry
RespondentDarbuksh Bhuiyan
Excerpt:
civil procedure code (act v of 1908), order v, rules 15, 16, 27, 28 - service of notice, when sufficient--appellant in marine service--no special service. - .....during the pendency of the appeal in the high court to have his appeal re-heard by the subordinate judge. the subordinate judge held that he had no jurisdiction to entertain the application. on appeal to this court a divisional bench of this court held that he had jurisdiction to decide the matter and he was the best person to decide it. he has accordingly on the 16th of december 1911 decided against the defendant no. 2's application. the grounds which he has given appear on the face of them to be good, for it would appear from what he states not only that the provisions of the law contained in order v, rules 15 and 17, were complied with, but that the learned judge satisfied himself that the defendant no. 2 had an opportunity of appearing, inasmuch as he was in communication with his.....
Judgment:

1. This is an appeal from the order of the Subordinate Judge of Chittagong rejecting the appellant's application to set aside an ex parte decree of the 28th July 1909.

2. It appears that this litigation began in 1907 and that decree was passed on the 14th March 1908 by the Munsif in favour of five persons, among whom the appellant was the defendant No. 2. But upon appeal the learned Subordinate Judge in the Court below reversed the Munsif's decision and found against the defendants. The defendant No. 1, who is proved to be joint with the defendant No. 2, preferred an appeal to the High Court and that appeal was summarily dismissed. The defendant No. 2, the present appellant, applied to the learned Subordinate Judge during the pendency of the appeal in the High Court to have his appeal re-heard by the Subordinate Judge. The Subordinate Judge held that he had no jurisdiction to entertain the application. On appeal to this Court a Divisional Bench of this Court held that he had jurisdiction to decide the matter and he was the best person to decide it. He has accordingly on the 16th of December 1911 decided against the defendant No. 2's application. The grounds which he has given appear on the face of them to be good, for it would appear from what he states not only that the provisions of the law contained in Order V, Rules 15 and 17, were complied with, but that the learned Judge satisfied himself that the defendant No. 2 had an opportunity of appearing, inasmuch as he was in communication with his wife, brother and nephew during his absence at Rangoon both before and after the service.

3. One new factor has arisen in the case, namely, that in his application in this case he states that he is employed as a mistry or engine hand on H.M.S. Rob Roy, and it may, therefore, be that he belongs to the Indian Marine Service. It is a curious fact that by Rule 27, Order V, officers belonging to his Majesty's Military or Naval Forces or His Majesty's Indian Marine Service are excluded from the discretion which is given to the Court of serving notice on public officers or servants of a Railway Company or local authority through the head of their office if that course is most convenient. There is a further Rule 28 that where the defendant is a soldier, the Court shall send summons for service to his Commanding Officer. In this state of the law the only conclusion we can come to is that the officer or mechanic in the employ of the Indian Marine is subject to exactly the same rules as every other person under the Code, and we cannot, therefore, go beyond the provisions of Rules 15 and 17 in this case.

4. It is urged that there was no proper inquiry and if the peon had made the least inquiry from the other members, he must have learnt that defendant No. 2 had gone back to Rangoon to join his employment. This might have some substance if defendant No. 2 had succeeded in establishing what he sought to establish, viz., that he had separated from his brother, defendant No. 1, and from the other defendants after the Munsif's decision and that he had adverse interest to his brother, defendant No. 1. But in this he appears to have put forward a false story, and the Subordinate Judge in the lower Court has clearly found that his story is false. That being so there is no other alternative but to accept the theory that defendant No. 1 did accept service on behalf of his brother, although he refused to sign the notice. That notice was duly posted up, as is found, upon the office room door of the place where the family ordinarily resided, and at the time living in that house were the wife, the brother and the nephew of the defendant No. 2 and all these persons had correspondence with the defendant No. 2 during the time that the negotiations for the prosecution of the appeal were going on. It is, therefore, impossible for us to hold that the defendant No. 2 had not in fact notice of this appeal, and his continuous attempts to have this case re-opened, which has been going on for many years and when he is exactly in the same boat with his brother, defendant No. 1, do not appear to be bona fide.

5. For these reasons the appeal is dismissed with costs. 'We assess the hearing fee at one gold mohur.


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