Home   |   About us   |   Contact us   |   Request Callback  
 
   
ALREADY A MEMBER ?
Username
Password

Translate

This Page To:

 
RAJA RAM V/S B. HASHMATULLAH AND ANOTHER, decided on Wednesday, January 4, 1950.
[ In the High Court of Allahabad, F.A.F.O. 82 Of 1948. ] 04/01/1950
Judge(s) : AGARWALA & P.L. BHARGAVA
Advocate(s) : Raj Bahadur Jain, Gyanendra Kumar, B.D. Gupta.
Judgment Full Text : Existing LawyerServices Members, kindly login above.

Non Members, Enter your email address:- and , to request this judgment.

Alternatively, you may send a request by email to info@lawyerservices.in for the Full Text of this Judgment (chargeable).

LawyerServices Facebook Page







#LawyerServices #bestlegalsoftware #legalsoftware #judgment #caselaw

  "1950 AIR (All) 410"  







    Uttar Pradesh Court-fees Act 1870 - Section 7 -     AGARWALA J.(1.) This is a plaintiff's appeal against an order of the Civil Judge of Moradabad ordering the plaintiff to make good the deficiency on the plaint within the time fixed by it.(2.) The plaintiff's case in the plaint was that Hashmatullah defendant 1 was originally the sole proprietor of a running concern styled Hashmatullah and Co. In September 1943 Hashmatullah agreed to take in the plaintiff as a financing partner. The plaintiff desired that defendant 2 Kaushalaya Nandan should also be taken as a partner. Hashmatullah was not agreeable to this suggestion. Subsequently however it was agreed that Hishmatullah was to be a partner of one half while the plaintiff and Kaushalaya Nandan were to be partners in the other half in equal shares. This arrangement was recorded in an agreement dated 29th February 1944 which was executed by Hashmatullah and Kaushalaya Nandan only Kaushalaya Nandan standing as a benamidar for the plaintiff to the extent of a half share. The partnership was for a term of five years. According to the plaintiff the partnership is still running. But as mutual confidence had been destroyed he sued for dissolution of the partnership and for recovery of the profits due to him.(3.) As the plaint originally stood it was mentioned in para. 11 that the plaintiff bad heard that defendant 2 was giving out that the partnership had already been dissolved and that a fresh agreement of partnership had been entered into between Hashmatullah and defendant 2. He had also alleged that this dissolution and a fresh partnership were not binding on him The Inspector of Stamps reported that as the suit involved cancellation of the fresh agreement to which reference was made in para. 11 of the plaint the plaintiff was bound to pay an additional court-fee for cancellation of that document as required by Section 7 (IV-A) Court-fees Act as amended in the United Provinces. Defendant 2 also raised a similar point but gave it up at a subsequent stage The plaintiff applied for amendment of the plaint. The plaint was amended and all reference to the subsequent alleged fresh agreement between Hashmatullah and Kaushalaya Nanian was deleted from para. 11 of the plaint and a fresh para. 11-A was added to the plaint. In this paragraph the plaintiff stated that even if the partnership was dissolved he was still entitled to the amount that he had invested with interest and profits up to the date of alleged dissolution of the partnership. A relief (d) was also added in para 17 of the plaint to the effect that even if it be proved that the partnership had been dissolved the plaintiff was entitled to recover the amount invested by him with interest and profits from whichever defendant was held liable for the same.(4.) As the plaint stands after the amendment it does not make any reference to any agreement subsequent to the one which was originally made in February 1944 and it does not expressly or impliedly seek the cancellation of that document. The suit therefore is a simple suit for dissolution of partnership or in the alternative if the Court holds that partnership had already dissolved for recovery of the amount due to the plaintiff. It is conceded that if the plaint does not involve the cancellation of any document it is properly stamped. The learned civil Judge held that the plaintiff ought to pay an additional court-fee as the plaint involved the cancellation of an agreement. We do not agree with this view.(5.) Court-fee has to be paid on the plaint as it stands. In determining the question of court-fee the Courts are not entitled to take into consideration either the allegations once made by the plaintiff himself but which have been deleted or amended by him or the allegations made by the defendant in his written statement or the fact that the plaintiff will ultimately have to prove something in order to get the relief which he has claimed in the plaint. The Court has simply to see what relief is expressly claimed by the plaintiff in the plaint and Under Section 7 (IV A) Court fees Act also what relief is involved in the plaint reading it as a whole though that relief is not expressly claimed as one of the reliefs in the plaint. Beyond this the Court has to see nothing. In our opinion on the plaint as it stands neither there is an express prayer for a relief for cancellation of the document which was originally mentioned by the plaintiff in para 11 nor is there an implied claim for such a relief. If at the trial of the suit the Court finds that in order to get the relief claimed the plaintiff was bound to pray for the cancellation of the document it would be open to the Court to take that fact into consideration in deciding the case. But the question whether the suit is maintainable or not without a particular relief being claimed is not open to be considered when the Court has to decide the matter of court-fee.(6.) We therefore allow this appeal set aside the order of the Court below and hold that the plaint is properly stamped. Let the case proceed in the lower Court according to law.(7.) We make no order as to costs.