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SALAI MUHAMMAD HAJI IBRAHIM AND CO V/S AYYA NADAR, decided on Friday, March 25, 1927.
[ In the High Court of Madras, No. ] 25/03/1927
Judge(s) : RAMESAM
Advocate(s) :
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  "1927 AIR (Mad) 944"  







    Final Decision: Petition dismissed with costs     Ramesam J[1] The respondent takes a preliminary objection and contends that no revision petition lies in this case. He relies on Shankar Sarup v. Mejo Mal [1901] 23 All. 313. The scheme of Section 295 Civil P. C. is rather to enable the Judge as a matter of administration to distribute the price &c.[2] On this sentence I do not understand the Judicial Committee to say that the act of a Court in passing an order under Section 295 Civil P. C. 1882 (Civil P. C. 1908 Section 73) is a ministerial or non-judicial act. The reasoning underlying the contention is that the work of administration of assets is administrative. I think there is a fallacy in passing from the noun to the adjective in this manner. On this reasoning all the orders of Courts under the Succession Act and the Probate and Administration Act and Hindu Wills Act relating to the administration of the assets of deceased persons are administrative and not judicial which is absurd. The learned vakil for the respondent refers me to the decision in Sarvana Pillai v. Arunachalam Chettiar [1917] 40 Mad. 841 It is true that Seshagiri Iyer J. cites the decree of the Privy Council and says: Such a Court is acting ministerially.[3] I respectfully dissent from this sentence. If Seshagiri Iyer J. has applied his reasoning and held that the civil revision petition before him did not lie I would have referred this matter to a Bench of two Judges. But he did nothing of the sort. He used the sentence I already referred to only for holding that in the case of proceedings under Section 295 a Court cannot enquire into the validity of the decrees sought to be executed. In this I agree and I do not think it is necessary for this purpose to hold that orders under Section 295 are merely ministerial. On the other hand civil revision petitions have always been allowed against orders under Section 295 though of course Courts will be very slow to interfere seeing that there is another remedy. The Courts will only interfere if there is any obvious mistake and the result of the regular suit is certain: vide Sree Krishna Doss v. Chandook Chand [1909] 32 Mad. 334 I disallow the preliminary objection: see also Subramanian Chetty v. Ramaswami Chetti A. I. R. 1926 Mad. 179 and Karpaga Nidhi Ltd. v. Vania Vilas Nidhi Ltd. A. I. R. 1925 Mad. 587.[4] On the merits I do not think this is a proper case for my interference. This petition is dismissed with costs.