KANTILAL HARGOVANDAS ALIAS SADHU RAMDASJI GURU RAMSEVAKDAS Vs. MANIRAMDASJI GURU NARAYANDASJI RAMANANDI SADHU
LAWS(GJH)-1988-3-22
HIGH COURT OF GUJARAT
Decided on March 16,1988

Kantilal Hargovandas Appellant
VERSUS
Maniramdasji Guru Narayandasji And Another Respondents

JUDGEMENT

A.P.RAVANI - (1.)What is rejected by the trial Court ? Is it an application for permitting to file counter-claim under the provisions of Order 8 Rule 6A of the Civil Procedure Code or an application for inserting amendment in a written statement under Order 6 Rule 17 of the Civil Procedure Code ? Answer to this question will determine the fate of this revision application.
(2.)Respondent No. 1 filed Miscellaneous Application and prayed that he be granted probate and or letters of administration with Will annexed in respect of Will dated 5/12/1979 executed by deceased Shri Ramanand Sadhu. The application was contested by the petitioner herein and by respondent No. 2. Hence the application was converted into suit as per order dated 3/07/1980 and it has been numbered as Civil Suit No. 2096 of 1980. The petitioner filed his written statement and disclosed his defence on 12/03/1981 Thereafter the trial Court framed issues and proceeded to record evidence of the parties. Examination of the plaintiff was over on 22/03/1984 On Marc 26/03/1984 the petitioner preferred two applications Exh. 42 and Exh. 44. By Exh. 42 he prayed that an additional issue be framed as follows:
"Does the defendant No. 2 prove the Will dated December 15 1979 executed in his favour and as such is he entitled to probate or limited letters of administration as prayed for in written statement Exh. 17 ?"
By Exh. 44 which is purported to be an application for amendment under Order 6 Rule 17 of the Code of Civil Procedure he prayed to insert averment in para 17 of the written statement to the effect that he has become entitled to obtain probate or letters of administration with Will annexed. Both the aforesaid applications have been rejected by the trial Court by two separate orders. Against the aforesaid orders rejecting the applications passed by the trial Court this revision application is filed by the petitioner-original defendant No. 2.
(3.)It is contended that the application for amendment could have been filed at any stage of the proceedings and the same should not have been rejected by the trial Court. The trial Court committed gross error and or illegality in holding that defendant No. 2 was trying to fill up the lacuna left out in the defence and in holding that since the application was given at a late stage it was required to be rejected. In the submission of the learned Counsel for the petitioner necessary averments with regard to the Will dated 15/12/1979 executed by deceased Shri Ramanand Sadhu in favour of the petitioner (defendant No. 2) have already been made in the written statement and therefore there was no question of the plaintiff being prejudiced or being taken by surprise. Therefore the learned Counsel for the petitioner submits that the trial Court has failed to exercise the jurisdiction vested in it. At any rate in his submission the trial Court has committed grave irregularity and/or illegality in rejecting the applications for amendment. It is further submitted that once the amendment is granted another application for raising additional issue ought to have been granted as a necessary corollary. The contention raised by the petitioner cannot be accepted for the following reasons.
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