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Sushil Chandra Guha and anr. Vs. Gouri Sundari Devi - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in92Ind.Cas.946
AppellantSushil Chandra Guha and anr.
RespondentGouri Sundari Devi
Cases ReferredSitaramaswami v. Dulla Lakshmi Narasamma
Excerpt:
civil procedure code (act v of 1908), section 146, order ix, rule 13 - charge, suit for enforcement of--ex parte decree puisne mortgagee, if can have decree set aside. - .....rule 13. let us suppose for the sake of argument he was allowed to make the application and the ex parte decree was set aside. he would surely not be a party to that suit and the defendant could, once more allow the suit to be decreed ex parte.4. the order of the learned subordinate judge is right and the appeal must be dismissed with costs. i assess the hearing fee at 3 gold mohnrs.chakravarti, j.5. i agree. the learned advocate for the appellant relied upon the case of sitaramaswami v. dulla lakshmi narasamma 48 ind. cas. 840 : 41 m. 510 : 8 l.w, 21 in support of his contention that a person who was not a party to a suit was held entitled to come under section 146, c.p.c, and allowed to file an appeal against a final decree. it appears to me that that case is clearly distinguishable.....
Judgment:

Cuming, J.

1. This is an appeal against an order of the learned Subordinate Judge of Assansole rejecting an application under Order IX, Rule 13 to set aside two decrees which had been passed ex parte. The ground for refusing the application is that 'it was not maintainable. The facts appear to be these. A certain suit was instituted on the 13th February 1922 for recovery of certain royalty which had been made a charge on the property. A preliminary decree was passed on the 31st October 1924 and the final decree was passed on the 17th November 1924. Both these decrees were passed ex parte. The present applicant is a puisne mortgagee under a mortgage deed executed in June 1921 and is now in possession. Admittedly he was not a party to the suit.

2. It seems to me that the application was rightly rejected. Order IX, Rule 13 provides that 'In any case in which a decree is passed ex parte against a defendant, he may apply to the Court by which the decree was passed for an order to set it aside; and if he satisfies the Court that the summons was not duly served or that he was prevented by any sufficient cause from appearing when the suit was called on for hearing, the Court shall make an order setting aside the decree as against him. Now, admittedly the applicant was not a defendant in the suit and he does not come within the purview of Order IX, Rule 13. The learned Advocate who appears for him contends that this case comes within Section 146 of. the Code which provides as follows: 'Save as-otherwise provided by this Code or by any law for the time being in force, where any proceeding may be taken or application made by or against any person, then the proceeding may be taken or the application may be made by or against any person claiming under him.' I do not think that this case comes within the terms of the section.

3. Section 146 would not, I think, enable a pusine mortgagee who is not a party to the suit to maintain an application under Order IX, Rule 13. Let us suppose for the sake of argument he was allowed to make the application and the ex parte decree was set aside. He would surely not be a party to that suit and the defendant could, once more allow the suit to be decreed ex parte.

4. The order of the learned Subordinate Judge is right and the appeal must be dismissed with costs. I assess the hearing fee at 3 gold mohnrs.

Chakravarti, J.

5. I agree. The learned Advocate for the appellant relied upon the case of Sitaramaswami v. Dulla Lakshmi Narasamma 48 Ind. Cas. 840 : 41 M. 510 : 8 L.W, 21 in support of his contention that a person who was not a party to a suit was held entitled to come under Section 146, C.P.C, and allowed to file an appeal against a final decree. It appears to me that that case is clearly distinguishable for two reasons; first, because the interest of the appellant in that case accrued after the institution of the suit; and the second ground on which I think the present case is distinguishable is that it was not an application under Order IX, Rule 13 but an appeal against a final decree. This case, therefore, is no authority for the proposition which, the learned Advocate wanted to establish in the present case. I think, therefore, this appeal is not maintainable. I agree, there-fore with my learned brother that this appeal should be dismissed with costs.


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