TIGALA VEERAYA Vs. HYDERABAD STATE
LAWS(APH)-1950-12-1
HIGH COURT OF ANDHRA PRADESH
Decided on December 07,1950

TIGALA VEERAYA Appellant
VERSUS
HYDERABAD STATE Respondents

JUDGEMENT

- (1.) AN interesting point of law has arisen in this case. One Tigala Satyanarayana Rao was charged for murder under Section 243, Hyderabad Penal Code Section 302, Indian Penal Code. The accused absconded and did not present himself before the Mag. The Mag. thereupon, under Section 77 Hyderabad Cr. P. C. (Section 87, Indian Cr. P. C.) caused a proclamation to be issued requiring the accused to appear before him and when the accused failed to appear the Mag. directed the attachment of the property belonging to the absconder under Section 73, Hyderabad Ct P. C. Section 88, Union Cr. P. C.
(2.) THE absconder Satyanarayana Rao happened to be a member of a Hindu joint family. He possessed no separate property. In execution of the Mag. 's order, property consisting of a dwelling house, cattle, lands, grain etc, was Attached. At this stage Tigal Veerayya, another member of the joint family filed an objection petn. objecting to the attachment on the ground that joint family property could not be attached. The Mag. enquired into the case and held that the absconder held one-third share in the dwelling bouse and moveable properties and directed that the house and the moveable properties be sold and one-third of the amount realised by sale of the properties be deposited in Ct, and the remaining 2/3 paid to Tigal Veerayya. As regards the lands, he held that the absconder held l/l8 share. He likewise directed l/l8 share in the land of the absconder to be sold and further directed that the auction-purchaser be put in joint possession of the lands with other members of the joint family. It is against this order that Tigala Veerayya, the objector has filed this revision.
(3.) IT is settled law that the share of a defaulting member of a Hindu joint family is liable to confiscation when proceedings are taken under Section 77, Hyderabad Cr. P. C. (Section 88, Union Cr. P. C.) This view receives support from the decision of the Privy Council in Mt Gulab Kunwar v. Collector of Benaras 4 M. I. A. 246 : 7 W. R. 47 P. C. .;


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