LAKSHMANAN CHETTI Vs. KUTTAYAN CHETTI
LAWS(PVC)-1901-7-15
PRIVY COUNCIL
Decided on July 26,1901

LAKSHMANAN CHETTI Appellant
VERSUS
KUTTAYAN CHETTI Respondents

JUDGEMENT

- (1.) WE consider it is not open to the defendant now to raise the objection that the application No. 524 of the 2 July, 1897 was barred. Ha had notice of that application and did not raise any objection to it. The Munsif thereupon ordered execution by ordering a warrant for the arrest of the defendant which warrant was duly issued. That was an adjudication upon the application and it was, moreover, acted on, and no appeal has been made in regard to it. It must therefore be held that the question whether the application No. 524 was barred is res judicata. To put the case in the language of their Lordships of the Privy Council, the Subordinate Judge had jurisdiction upon the petition of the 8 October 1874 to determine whether the decree was barred on the 8 October 1871, and he made an order that an attachment should issue. He whether right or wrong, must be considered to have determined that it was not barred Mungal Pershad Dichit V/s. Girija Kant Lahiri Chowdhury L.R. 8. I.A. 123 : I.L.R. 8 Calc. 51.
(2.) WE accordingly reverse the order of the District Judge and direct execution to issue as prayed. The appellant's costs must be paid throughout by the respondent.;


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