JAI SINGH PLAINTIFF Vs. MAM CHAND AND OTHERS
LAWS(ALL)-1955-10-45
HIGH COURT OF ALLAHABAD
Decided on October 10,1955

Jai Singh Plaintiff Appellant
VERSUS
Mam Chand and Others Respondents

JUDGEMENT

- (1.) The question referred to the Full Bench in these appeals is: Whether appeals under S. 23. U.P. Agriculturists' Relief Act from the orders of a civil Court would lie to the appellate Court of the lowest jurisdiction where the original decrees from such Court be appealable to more Courts than one, regardless of the valuation of the proceedings before the trial Court.
(2.) Sub-section (1) of S. 23, U.P. Agriculturists' Relief Act is: An appeal shall lie to the District Judge from an order of a Collector or Assistant Collector passed under this chapter. An appeal shall lie from the order of a civil Court passed under this chapter to the Court to which original decrees passed by such Court are ordinarily appealable, and where such decrees are appealable to more Courts than one to the Court of lowest jurisdiction.
(3.) Different interpretations of the relevant portion of S. 23 were put by this Court in the two cases of Tajpal Singh v. Ganga Sahai, 1952 AIR(All) 808and Gaya Rai v. Lalji Rai., 1953 AIR(All) 579(B). The view taken in the first case was that appeals from the orders of a civil Court under Chap III, U.P. Agriculturists' Relief Act would lie to the Court to which original decrees from that Court would have lain according to the valuation of the decrees as laid down in S. 21, Bengal, Agra and Assam Civil Courts Act (12 of 1887). The view expressed in the latter case was that all appeals, irrespective of the valuation of the suits, would lie to the Court of the lowest jurisdiction.;


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