RAMNARAYAN DHAN SINGH Vs. ANANDILAL RATANLAL MAHAJAN
LAWS(MPH)-1969-10-3
HIGH COURT OF MADHYA PRADESH
Decided on October 17,1969

RAMNARAYAN DHAN SINGH Appellant
VERSUS
ANANDILAL RATANLAL MAHAJAN Respondents

JUDGEMENT

- (1.) THIS Letters Patent Appeal from the judgment of Newaskar, J. , in Miscellaneous appeal No. 76 of 1959, was referred to the Full Bench by a Division Bench consisting of Dixit, C. J. and Tare, J. The question which arises in this appeal is whether an order staying a process in an execution proceeding, or a "partial stay", as it has been sometimes called, is within Section 15 of the Limitation Act and excludes the period during which it was in force. That question arose in the following circumstances, which have been stated to us by the learned counsel as undisputed.
(2.) ON June 14, 1927, a money decree was passed in Civil Suit No. 62 of Samvat 1983 in the Court of the District Judge, Ujjain, (in the erstwhile Gwalior State), in favour of the predecessors-in-title of Kamnarayan appellant, who is now the decree-holder, against the predecessors-in-title of Chunnilal and Anandilal (respondents 3 and 4), now the judgment-debtors. Aggrieved by that decree, an, appeal was preferred to the Gwalior State High Court. During the pendency of the appeal, and in connection with stay of execution, Ratanlal, father of Anandilal and jankilal (respondents 1 and 2) stood surety for the performance of the decree. On april 5, 1938, the appeal was dismissed by the Gwalior State High Court. Against the appellate judgment and decree, a revision was filed in the Judicial Committee of the Gwalior State (Revision No. 8 of Samvat 1995) under the laws of that State. The revision was dismissed on February 11, 1941. It is that decree of the Judicial committee which is under execution.
(3.) THE decree passed by the High Court was put in execution on February 23, 1939, (Execution Case No. 41 of Sam-vat 1995) against the judgment-debtors and the surety. Certain objections were raised by the surety which were overruled by order dated December 9, 1939. From that order an appeal was preferred to the gwalior State High Court (Appeal No. 9 of Samvat 1996), which was dismissed on july 22, 1940. Aggrieved by it, the surety preferred an appeal to the Judicial committee of the Gwalior State (Civil Miscellaneous Appeal No. 1 of Samvat 1997 ).;


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