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Nanabhai Ganpatrav Dhairyavan and anr. Vs. Achratbai and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtMumbai
Decided On
Judge
Reported in(1888)ILR12Bom122
AppellantNanabhai Ganpatrav Dhairyavan and anr.
RespondentAchratbai and ors.
Excerpt:
hindu law - ancestral properly--burden of proof where, property alleged to be ancestral--property derived by a son from his mother where it originally formed part of his father's estate. - - and, if they fail to do so, and this point is essential to their success, their suit must fail. i adopt to a considerable extent the views expressed in mayne's hindu law, section 263. the mortgaged property must therefore, be treated in this suit as the self-acquired property of pandurang mankoji, and as having passed under his will, since the plaintiffs have failed to prove the contrary. , 7. 17. the more correct construction, however, i hold to be that the will gave parvati an equal interest with her sons in the testator's estate, liable to be defeated in the event of her death before the sons..........in effect, that it may be declared that the mortgaged premises are ancestral in the hands of their father ganpatrav pandurang, and that the plaintiffs are equally interested with him therein; and further, (alleging that ganpatrav pandurang is colluding with the mortgagees, and that the properties are in danger of being sold at an undervalue), that the mortgaged premises may be sold under the direction of the court, and that the first and second defendants, the mortgagees, may be paid what is justly due to them, and that the balance may be dealt with, having regard to the rights of the plaintiffs and of the third defendant inter se.3. the defendants nos. 4 and 5, gajanand govind and moreshvar govind, are minors. they are added as defendants to the suit, because their father govind.....
Judgment:

Farran, J.

1. By an indenture of mortgage bearing date the 2nd June, 1879, the third defendant Ganpatrav Pandurang mortgaged two properties--one at Vithalvadi and the other at Parel-to the first and second defendants, to secure re-payment of the sum of Rs. 12,500, with interest thereon at the rate of 12 per cent, per annum. The first and second defendants, Achratbai and Narrandas Nathubhai, made some abortive attempt to sell the mortgaged properties, and ultimately bought them in the name of Purshotam Narottam, the sixth defendant.

2. The plaintiffs, Nanabhai Ganpatrav and Balji Ganpatrav, the sons of the third defendant Ganpatrav Pandurang, have filed the present suit, praying, in effect, that it may be declared that the mortgaged premises are ancestral in the hands of their father Ganpatrav Pandurang, and that the plaintiffs are equally interested with him therein; and further, (alleging that Ganpatrav Pandurang is colluding with the mortgagees, and that the properties are in danger of being sold at an undervalue), that the mortgaged premises may be sold under the direction of the Court, and that the first and second defendants, the mortgagees, may be paid what is justly due to them, and that the balance may be dealt with, having regard to the rights of the plaintiffs and of the third defendant inter se.

3. The defendants Nos. 4 and 5, Gajanand Govind and Moreshvar Govind, are minors. They are added as defendants to the suit, because their father Govind Pandurang in his lifetime claimed to be interested in the mortgaged premises; and the plaintiffs seek a declaration that his minor sons are not interested therein. As to the latter portion of the relief sought by the plaint, I consider that it cannot be given in this suit, and the defendants Gajanand and Moreshvar will be dismissed therefrom without prejudice to their rights (if any) against the property in the possession of the third defendant and of the plaintiffs.

4. Save as to the misjoinder of the minor defendants no objection is taken to the frame of the suit; and it has been agreed between the parties that, whatever may be the rights of the plaintiffs and of the third defendant inter se, the mortgaged properties, in the event of their not being redeemed, shall be sold by the Court, and the amount justly due to the mortgagees paid thereout; the balance being dealt with according to the rights of the plaintiffs and of the third defendant respectively therein.

5. The only issues, accordingly, which need be dealt with in the suit are the second, fourth, and fifth, which are-

(2) Whether the property comprised in the said mortgage is or was ancestral property in the hands of the third defendant.

(4) What sum is due at foot of the said mortgage.

(5) Whether the plaintiffs are entitled to any and what relief in this suit. No evidence has as yet been given on the fourth issue. It has been reserved until after the decision on the second.

6. The only facts proved relating to the second issue are these. Pandurang Mankoji, the father of the defendant Ganpatrav, was divided from his brothers, Camba, Venkoba, and Bhaskar Mankoji. Of these, Bhaskar when he died left no property. Camba, who was an orderly in the Chief Engineer's office on pay of Rs. 20 or Rs. 25 per month, left one small house. Venkoba died possessed of property of some value.

7. Pandurang Mankoji died in or about the Christian year 1831, possessed of two parts and a piece of vacant land in Bombay, besides movable property of considerable value. He left a will, bearing date the 18th of August, 1831, whereby he appointed his brothers Venkoba and Camba and his wife Parvati his executors and executrix respectively; and devised and bequeathed his property in the following words:

I give and bequeath unto my beloved wife and three minor sons, Vithoba, Govind, and Ganpatrav, all my estate and property whatever, besides the pension, which might be allowed them from Warden's Official Fund, to which I have been a subscriber for twenty-eight years. In the event of my wife's demise previous my sons attaining their full age of twenty-one years, to entitle them to claim their respective shares of whatever may be left after marrying, &c;, then I direct my surviving executors will secure my property, and divide the whole among such sons or the survivors of them.' He also made provision for his daughters. Parvati and her three sons survived the testator, and probate of his will was granted to Parvati alone on the 4th June 1832 (exhibit A).

8. Beyond what may be inferred from the above statement of facts, there is nothing to show whether the property, of which Pandurang Mankoji died possessed, was ancestral or self-acquired in his hands. Parvati and her sons for some years lived together as members of a joint Hindu family. On the 9th of January, 1836, in consideration of the sum of Rs. 2,801, one Ananta Raghoba conveyed, by deed of that date, the Vithalvadi property to Parvati, 'widow and administratrix of the late Pandurang Mankoji, her heirs, executors, administrators, and assigns.' There is no evidence to show from what source the consideration money for that property' was paid (exhibit No. 1).

9. In 1845 Vithoba Pandurang, having at that time received his share of his father's estate in cash or movable property, separated from his mother and brothers, and executed a release. The fact of such separation is proved by the proceedings and decree in Suit No. 9 of 1874, in which Vithoba Pandurang was the plaintiff and Govind and Ganpatrav Pandurang were the defendants (exhibits B, C, D, and E). The release was not produced in that suit, and is not now forthcoming. It was in favour of Parvati (see exhibit G).

10. On the 24th of August, 1854, Ramchandra and Lakshman Dajiba bargained and sold to Parvati, 'her heirs, executors, administrators and assigns,' the Parel property above referred to, and certain other properties with which this suit is not concerned (exhibit No. 2). The consideration for the purchase was the sum of Rs. 8,452 paid in different sums by Parvati to her vendors. Parvati, in the portion of the deed in which the parties to it are described, is mentioned as being 'the widow and administratrix of Pandurang Mankoji, deceased.'

11. In 1854-the exact date is not in evidence-Govind Pandurang received his share in his father's estate, and separated from his mother and brother Ganpatrav, and passed a release to Parvati. This appears from an affidavit made by him in the Suit No. 9 of 1874, put in as exhibit 0, and his written statement in Suit No. 392 of 1874 (exhibit G). Down to the date of his separation, Govind and his mother and brother Ganpatrav had lived together as members of a joint Hindu family, and when he separated, Ganpatrav and his mother continued to do so. The release which Govind executed is not in evidence.

12. In 1862, Parvati gave an equitable mortgage over the Vithalvadi and Parel properties to one Pestonji Dinsha. She died in 1871, intestate. Down to the time of her death she seems to have managed the joint property, or at least it was managed in her name. The defendant Ganpatrav says that after he began to earn his livelihood as a clerk in the Telegraph Department he paid his earnings, Rs. 100 per mensem, to Parvati. When she died, Ganpatrav continued in possession of all the property she had possessed or managed in her lifetime.

13. On the 15th August, 1874, Adarji Dadabhai, as assignee of the equitable mortgage created by Parvati in 1862, filed a suit, (No. 392 of 1874), against Vithoba, Govind, and Ganpatrav Pandurang for the purpose of establishing the mortgage, and praying for a sale of the property. He succeeded in establishing his claim to the extent of Rs. 6,000 for principal and interest. See I.L.R., 3 Bom. 312 Costs of suit were also awarded to him (exhibits H and I) It was for the purpose of satisfying the decree of the Appellate Court in Suit No. 392 of 1874 (inter alia) that the defendant Ganpatrav Pandurang executed the mortgage of the 2nd June, 1879, (exhibit J), in favour of the first and second defendants which I have mentioned.

14. As the mortgaged premises were purchased by Parvati as executrix of Pandurang's estate and during her management of it, they must, in accordance with the ordinary presumption, be treated as forming a portion of that estate, and treated as if they had been purchased by Pandurang himself, notwithstanding the limitation to the heirs, executors, administrators, and assigns of Parvatibai.

15. The first question which arises is, whether the property, which came into the possession of Parvati upon the death of Pandurang Mankoji, is to be treated, for the purpose of this suit, as having been the ancestral, or the self-acquired property of the latter. Actual proof upon this point there is none. If, in order that the plaintiffs should succeed in their suit it be necessary that the property left by Pandurang Mankoji should be held to have been his ancestral property, it lies upon the plaintiffs to prove, in some way or other, that it was ancestral in his hands. There is no presumption in Hindu law upon the point which they can invoke in their favour. There is no presumption one way or the other. It is just as likely that Pandurang Mankoji acquired the property which he died possessed of, as that Mankoji or Mankoji's father acquired it. There are faint indications, on the other hand, that the property was self-acquired by Pandurang, arising from the facts, that one of his brothers, Bhaskar, left no property at all, and that Pandurang made a will of his property, which was recognized as a valid will, and acted upon as such by all his sons, which he could not have done effectually had his property not been self-acquired. These indications have, however, little, if any, probative force. The plaintiffs none the less have to make out their case upon this, as upon every other point; and, if they fail to do so, and this point is essential to their success, their suit must fail. I adopt to a considerable extent the views expressed in Mayne's Hindu Law, Section 263. The mortgaged property must therefore, be treated in this suit as the self-acquired property of Pandurang Mankoji, and as having passed under his will, since the plaintiffs have failed to prove the contrary.

16. The above proposition being established, it was not contended, by counsel for the plaintiffs, that the decision of the Appellate Court lately given in the case of Jugmohandas Mangaldas v. Sir Mangaldas Nathubhai I.L.R., 10 Bom., 528 would not be applicable to the present case. From that decision it follows, I think necessarily, that Vithoba, Govind, and Ganpatrav Pandurang took whatever they became entitled to under their father's will, as their self-acquired property, but in coparcenary according to Hindu law, and not as joint tenants according to English law. It is more difficult to determine what interest Parvati took in the property. It is open to argument, upon the authorities, that she took not more than an interest to endure during her life--Mahomed Shumsool v. Shewukram L.R., 2 Ind. App., 7.

17. The more correct construction, however, I hold to be that the will gave Parvati an equal interest with her sons in the testator's estate, liable to be defeated in the event of her death before the sons attained the age of twenty-one years, when they were to be entitled to claim their shares. On the sons claiming their shares, one share would be left with Parvati, and that share, subject to her incapacity, as a Hindu widow, to deal with immovable property given her by her husband, would then become hers absolutely.

18. She did not, however, at that period remove her share from the common stock, nor did she ever attempt to separate her interest in the property from that of her sons. She managed for them, and was treated as the head of the family. It would perhaps be incorrect to speak of her as coparcener with her sons, as their father would have been had he lived; but yet the family after his death acted exactly as if Pandurang had survived in Parvati. If Parvati had died before the separation of Vithoba, I cannot but think that her interest would have been treated as having lapsed for the benefit of the coparceners, just in the same way as if one of the brothers had died childless. Vithoba took his share, and separated. The joint family continued upon the same, basis. So, too, when Govind divided, Parvati and Ganpatrav continued to treat themselves as constituting a joint family. When Parvati died in 1871, her share in the joint property lapsed, I think, for the benefit of Ganpatrav. It does not seem, however, material to determine whether Ganpatrav took Parvati's share by survivorship or inheritance, as, if that share is ancestral in his hands in the event of his taking it by inheritance, it seems to me that it must be equally so in the event of his taking it by survivorship. In the case of the father this is clearly so. A father and son possessed of no ancestral estate by their joint exertions acquire some property. The son's share in that property is self-acquired in his hands-Chaturbhooj v. Dharamsi I.L.R., 9 Bom.445 . The father dies, and his self-acquired share devolves on his son by survivorship. It cannot be but that the son takes that accretion to his share as ancestral. If just before his death the father had separated, and the son upon the father's death had taken his share, such share would be ancestral in the hands of the son. A fortiori must it be ancestral if the father dies joint with his son. Mr. Mayne discusses this question as between brothers at Section 250 of his work practically the converse of this case.

19. The question, therefore, must be considered whether property which a son derives from his mother is ancestral in his hands when such property originally formed part of the father's estate. In the case of Nund Coomar Lall v. Razeeooddeen 10 B. L.R., 183 the Court adopted the following passage in West and Buhler, p. 323 (2nd ed.), as' correctly expressing the law as to ancestral property: 'On the other hand, property inherited by a father from females, brothers, or collaterals, or directly from a great-great-grandfather, appears to be subject to the same rules as if self-acquired. Ancestral property, in fact, may be said to be coextensive with the objects of the apratibandhaddya, or 'unobstructed inheritance' '. The case before the Court related to property inherited, not from a mother, but from a collateral relation. In Muttayan Chetti v. Sangili Vira I.L.R., 3 Mad., 371. the question arose as to the nature of a father's interest in a zamindari which, having been inherited by his mother from her father, devolved upon her death upon him. The Court came to the conclusion that property inherited through the mother is ancestral, and not self-acquired. In the beginning of the judgment they say (at p. 375): 'It' (such property) 'may not be ancestral in the sense in which property inherited by the father from the paternal grandfather is liable to partition under the Mitakshara Law at the instance of the son, but it is not self-acquired property, on that ground, for purposes other than those of partition.' In that, case it was sought after the death of the zemindar to establish a charge given by him over the zamindari as against the defendant, his son, and the right of the zemindar to alien the zamindari beyond his own lifetime was the point which the Court had to decide. The Court decided against the right. The case went on appeal to the Privy Council, and was reversed, on the ground that the debt, to secure which the charge was created, was not illegal or immoral, and that the decision in Girdharee Lall's Case L.R., 1 Ind. App., 321 applied to it. As to the nature of the property, their Lordships said: 'It was contended, on behalf of the plaintiff, first, that the zamindari, having descended to the defendant's father from his maternal grandfather, was his self-acquired property, or, at any rate, that he was not, as regards his son, under the same restrictions as to the alienation or hypothecation of the property as he would have been if it had descended to him from his father or paternal grandfather; secondly, that the whole zamindari, or at least the interest which the defendant took therein by heritage, was liable as assets by descent in the hands of the defendant, as the heir of his father, for the payment of his father's debts. Their Lordships are of opinion that the appellant is entitled to succeed upon the second ground, and they, therefore, think it unnecessary to express any opinion upon the first. Indeed, as the case has been argued before them on one side only, and the same question may hereafter be raised in some other case, they consider it right to abstain from expressing any opinion upon it, except that they concur with the High Court in holding that the property was not the self-acquired property of the defendant's father-Muttayan Chettiar v. Sangili Fira Pandia Chinnatambiar L.R., 9 Ind. App., 128.'

20. Observing upon that case Mr. Mayne, after citing 3 Dig., 61, West and Buhler, p. 323, approved in Nund Coomar Lall v. Razeeooddeen 10 Beng. L.R., 183says (see Mayne's Hindu Law, (3rd ed.), page 240, note): 'The High Court of Madras has held that property which descended to a man from his maternal grandfather was ancestral property, which he could not alienate to the detriment of his son. None of the above authorities were referred to; the decision was reversed by the Privy Council on another point. When the case arises again, it will be material to remember that property only becomes joint property by reason of being ancestral property when the ancestor, from whom it was derived, was a paternal ancestor. See Mit. i. I, Sections 3, 5,21, 24, 27, 33; i. 5, Sections 2, 3, 5, 9-11.' Messrs. West and Buhler's comment on the case is as follows: 'In a recent case the Privy Council have said that a zamindari inherited through a mother was not self-acquired property, but they expressed no opinion whether it was subject to the same restrictions on alienation or hypothecation as if it had descended to the zemindar from his father or grandfather. It may be concluded, therefore, that the more extensive construction of 'pitrarjit' or 'ancestra will prevail, though probably without the consequence of giving to the son equal power with the father over such ancestral property, which is not in the stricter sense 'patrimonial' by' agnatic descent''-West and Buhler's Hindu Law, pp. 714 and 715 (3rd ed). The learned authors of the work do not, however, adopt the distinction of the Madras Court as set out in the passage I have last cited from their judgment, which they regard as fanciful, and conclude their comment thus: The rules for partition of inherited property point to male lineal inheritance, leaving property owned in any other right to be distributed as self-acquired, or according to the special rules applicable on account of the character of the property as sacred or secular, or as affected or not with the support of public duties,' p. 715.

21. I think I shall be acting most in accordance with the principles of Hindu law and with the weight of authority in holding that, in the present case, the interest which the defendant Ganpatrav Pandurang derived from his mother Parvati in the properties in question is ancestral property in respect of which the plaintiffs have no present right of interference; and I shall, therefore, decree that the whole of the surplus proceeds of the mortgaged premises (if any), in the event of their being sold, be paid to the defendant Ganpatrav Pandurang. In his hands they will remain of the same character as were the mortgaged premises them selves. The agreement between the parties relieves me from the necessity of determining whether the plaintiffs have such an interest in the property as would technically have entitled them to maintain a properly constituted suit for their redemption.

22. The minutes of the decree will be as follows:

Dismiss the suit as against the defendants Ganpatrav Govind and Moreshvar Govind, without costs. Order that, upon payment by the defendant Ganpatrav Pandurang or the plaintiffs of the amount of the moneys which shall be found to be due to the first and second defendants at foot of their mortgage of the 2nd of June, 1879, with interest as therein provided, and their taxed costs of this suit within six months from the time when such amount shall be ascertained, the first and second defendants do reconvey the mortgaged premises to the defendant Ganpatrav Pandurang; but, in the event of such payment being made in whole or in part by the plaintiffs, subject to a charge in their favour for the amount which they shall so have paid.

23. In default of such payment within the time given, let the mortgaged premises be sold. And out of the net proceeds of such sale let the first and second defendants be paid the aforesaid amount with interest and costs, and let the balance (if any), after paying thereout, firstly, the taxed costs of the defendant Ganpatrav Pandurang and, secondly, of the plaintiffs, be paid to the defendant Ganpatrav Pandurang. No other order as to costs.


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