BHASKAR RAUT Vs. T RAMBHA BEWA
LAWS(ORI)-1973-3-10
HIGH COURT OF ORISSA
Decided on March 16,1973

BHASKAR RAUT Appellant
VERSUS
T. RAMBHA BEWA Respondents

JUDGEMENT

- (1.) THE following genealogy would show the relationship of the pan ties. THE correctness of this genealogy is no longer in contest Rambha (plaintiff) is the widow of Maheswar. She filed a suit for partition of her 1/5th share as Maheswar had four other brothers. Defendants 1 to 6 represent the four other branches. THE plaintiffs case was that Maheswar died after severance of joint status from the rest of the members of the joint family and thus she was entitled to 1/5th Interest in the total property.
(2.) THE defendants contested her claim by saying that Maheswar died joint with other members prior to the coming into force of the Hindu Women's Right to Property Act 1937 (hereinafter referred to as 'the Act'). The trial Court held that Maheswar died in a state of jointness. But he decreed the plaintiffs suit on the finding that Maheswar died in 1944 and as such the plaintiff was entitled to the same interest as Maheswar had and was entitled to partition of her 1/5th share of the property. Defendants 1 to 6 have filed this appeal. The only point raised by Mr. Mohanty is that the plaintiff was a pre-Act widow, that is to say. Maheswar died prior to the coming into force of the Act. In support of his finding, the learned Subordinate Judge relied on the evidence of P.Ws. 1, 2 and 3 (plaintiff) and Exhibits 1, 2 and 3. He discarded the oral evidence of DWs. 1 to 5. Exhibit 1 dated 4-9-1963 is a sale deed executed by all the five branches including the plaintiff. The plaintiff has been described as one of the vendors. There is a recital in he document that the vendon an the owners in possession. There is thus a dear and unequivocal admission that the plaintiff had 1/5th share in the property sold under Exhibit 1. If this admission is true then the plaintiffs case is fully established that she was a post-Act widow. Had she been a pre-Act widow, she would have no interest in the property and the share of Maheswar would have passed by survivorship to the other coparceners. Law is well settled that an admission is not conclusive unless it amounts to estoppel. An admission is, however, a very strong piece of evidence. The maker thereof is, however, entitled to prove the admission to be wrong. But unless displaced by satisfactory explanation, an admission is also determinative of the facts admitted. The explanation given by defendant No. 1 (D.W. 5) is that the vendees wanted the plaintiff to be joined as a vendor so as to dispel any cloud on the title which the vendees would acquire. This explanation on the very face of it is not acceptable. No harm would have been caused if the plaintiff would not have been described as a vendor, and it would not have been recited that she was an owner in possession. It should have been clearly and specifically mentioned in the sale deed that she was a maintenance holder and to remove all clouds her concent was taken to the sale deed as desired by the vendees. Once the explanation is rejected, the admission stands as a strong piece of evidence in support of the plaintiffs case. Ext. 2 dated 18-6-66 is a sale deed executed by defendants 2 and 3 in favour of one Rodani Dei The plaintiff's thumb impression was taken on the document and there is an endorsement that her consent was taken to the sale along with other co-sharers. Such a consent was taken as all the co-sharers were not the vendors. This is also an admission by the other co-sharers that the plaintiff had title in respect of the property sold. For reasons given in connection with Ext. 1, the explanation furnished by defendant No. 1 is also liable to be rejected. Ext. 3 is a deed of gift executed by defendant No. 6 and her grand-daughters in favour of defendant No. 9. on 16-5-56. Herein also the plaintiff has been described as one of the co-sharers, and the property has been gifted on the footing, that each of the branches is entitled to one-fifth interest. The explanation furnished in respect of this admission is also not satisfactory. Thus. Exts. 1, 2 and 3 contain different pieces of admission supporting the Plaintiffs version that she had one-fifth interest in the property belonging to the joint family. She can have interest in the property only on the hypothesis that her husband died subsequent to the coming into force of the Act and she stepped into the shoes of her husband and inherited her husband's interest in the disputed properties left at the time of his death. These documents fully support the evidence of P.Ws. 1, 2 and 3. On en examination of their evidence we are satisfied that they are witnesses of truth and the learned Subordinate Judge correctly assessed their evidence and rightly rejected the evidence of D.Ws. 1 to 5. It is not necessary for us to repeat the reasons given by the learned Subordinate Judge for discarding their evidence. In the result the appeal falls and is dismissed, but in the circumstances, there will be no order as to costs. Appeal dismissed.;


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