CHALAVADA VENKATA SUBBARAO AND CO. AND ANOTHER Vs. GRANDHI SREE RAMULU
LAWS(APH)-1963-3-40
HIGH COURT OF ANDHRA PRADESH
Decided on March 18,1963

Chalavada Venkata Subbarao And Co. And Another Appellant
VERSUS
GRANDHI SREE RAMULU Respondents

JUDGEMENT

SATYANARAYANA RAJU,J. - (1.) The question for decision is whether the following order made by our learned brother Gopalrao Ekbote J., is a "judgment" within the meaning of Clause 15 of the Letters Patent:- "Post Appeal No. 21 of 1960 along with Appeal No. 188 of 1959 before a Bench". Clause 15 reads as follows:- "And we do further ordain that an appeal shall lie to the said High Court of Judicature at Madras from the judgment (not being a judgment passed in the exercise of appellate jurisdiction in respect of a decree or order made in the exercise of appellate jurisdiction by a Court subject to the superintendence of the said High Court, and being an order made in the exercise of revisional jurisdiction, and being a sentence or order passed or made in the exercise of the power of superintendence under the provisions of Section 107 of the Government of India Act or in the exercise of criminal jurisdiction) of one Judge of the said High Court or one Judge of any Division Court, pursuant to Section 108 of Government of India Act, and that notwithstanding anything hereinbefore provided an appeal shall be to the said High Court from a judgment of one Judge of the said High Court or one Judge of any Division Court, pursuant to Section 108 of the Government of India Act made Con or after the 1st day of February 1929) in the exercise of appellate jurisdiction to respect of a decree or order made in the exercise of appellate jurisdiction by a Court subject to the superintendence of the said High Court, where the Judge who passed the judgment declares that the case is a fit one for appeal; but that the right of appeal from other judgments of Judges of the said High Court or of such Division Court shall be to us, our Heirs or Successors in our or Their Privy Council, as hereinafter provided." In Tuljaram Rao v. Alagappa Chettiar, ILR 35 Mad 1 (FB) a Fall Bench of the Madras High Court considered the precise scope of the term 'judgment' used in Clause 15. The teamed Chief Justice, Sir Arnold White, who spoke for the Full Bench, formulated a definition of 'judgment' in a comprehensive manner.
(2.) "The test seems to me" thus observed the learned Chief Justice, "to be what is the form of the adjudication, but what is the effect on the suit or proceeding in which it is made. If its effect, whatever the form may be, and whatever may be the nature of the application on which it is made, is put an end to the suit or proceeding so far as the Court before which the cult or proceeding is pending is concerned, or if its effect, if it is complied with, is to put an end to the suit or proceeding, I think the adjudication is a judgment within the meaning of the clause."
(3.) This decision was rendered in the year 1910 and for more than half a century it has ruled the law in Madras.;


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