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Ma Hnit Vs. Fatima Bibi - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtMumbai
Decided On
Judge
Reported in(1927)29BOMLR863
AppellantMa Hnit
RespondentFatima Bibi
DispositionAppeal allowed
Excerpt:
.....advanced on mortgage executed on behalf of a mahomedan minor, and interest paid for some time. a mortgage decree was subsequently obtained and the property sold. on march 11, 1918, in a suit by the minor the mortgage was declared void and the sale set aside. a suit was then brought to recover the amount of the loan from the parties who acted for the minor :-;that article 97 of the indian limitation act applied since the true date of the failure of the consideration for the loan was the day on which the decree was passed setting aside the mortgage.;decree of the high court reversed. - section 31(4) (since repealed) :[tarun chatterjee & h.l.dattu, jj] jurisdiction of high court - respondent, a government company, chartered appellants vessel to carry rock phosphate from togo to west coast..........and he at the same time executed on her behalf and was her constituted attorney as guardian of the minor, a mortgage of two oil wells, professedly belonging to the minor, in favour of the appellant and her husband to secure repayment of the money advanced with interest at the rate of one and a quarter per cent. per mensem.5. that the minor had no real interest in any of the properties dealt with is demonstrated in the words of paragraph 5 in the sale deed (dated january 18, 1912) by fatima bibi, her husband, and mehter, the minor, which are as follows :-although ali hashim mehter's name is included in the sale deed by which hamid ebrahim mandali and wife fatima bibi buy the oil and the no. 1416 from ma ngwe, he has no monetary relation or claim in the affairs and he does not enjoy any.....
Judgment:

Darling, J.

1. This appeal is from a decree of the High Court dated May 12, 1924, dismissing an appeal from a decree of the District Court of Magwe, dated May 22, 1922.

2. The chief question in the appeal is whether the suit in which it is made was rightly dismissed as barred by the Indian Limitation Act.

3. The appellant and her husband, U Po Ya, on August 6, 1907, advanced Rs. 10,000 to the first respondent, Fatima Bibi-then alleging herself to be the guardian of one Ali Hashim Mehter, her nephew, then a minor.

4. The first respondent is a Mahomedan purdah-nashin woman, and borrowed this money through her agent and husband, Hamed Ibrahim Madari, and he at the same time executed on her behalf and was her constituted attorney as guardian of the minor, a mortgage of two oil wells, professedly belonging to the minor, in favour of the appellant and her husband to secure repayment of the money advanced with interest at the rate of one and a quarter per cent. per mensem.

5. That the minor had no real interest in any of the properties dealt with is demonstrated in the words of paragraph 5 in the sale deed (dated January 18, 1912) by Fatima Bibi, her husband, and Mehter, the minor, which are as follows :-

Although Ali Hashim Mehter's name is included in the sale deed by which Hamid Ebrahim Mandali and wife Fatima Bibi buy the oil and the No. 1416 from Ma Ngwe, he has no monetary relation or claim in the affairs and he does not enjoy any possession of the well too. We have bought it with our own money and enjoyed it. We have only mentioned the minor Ali Hashim Mehter's name in it, a way of 'trying luck.' We guarantee the said well to be free from all encumbrances. In case of any incumbrance, we, the vendors, agree to make good any expense incurred by the vendees and also profits from the well which they may enjoy otherwise.

6. On February 5, 1913, the appellant and her husband sued the minor (by the first respondent as his guardian) and the first respondent and her husband in the District Court of Magwe for the principal and interest due on the mortgage, and the first respondent and her husband put in a written admission of the claim. The District Court, on July 8, 1913, passed a decree in that suit as claimed. In execution of the decree the oil wells were sold by auction and purchased by one, Ma Tok, who afterwards resold them to the appellant and her husband, who thus got possession of them.

7. In or about April, 1915, the minor AH Hashim Mehter by his father, as next friend, sued the appellant and her husband, Ma Tok, and the first respondent, and her husband in the same District Court to set aside the sale of the oil wells and for a declaration that the mortgage of August 9, 1917, was not binding on him. His suit failed in the District Court; but the Appellate Court gave him, on March 11, 1918, the decree that he claimed, on the ground that the first respondent was not legally his guardian and had no authority to mortgage his oil wells or to represent him in the suit on the mortgage. The appellant had thereupon to give up possession of the oil wells.

8. The appellant's husband having died she, on August 9, 1919, brought the suit under appeal against the first respondent in her personal capacity and as one of the heirs of Hamid Ebrahim Madari (who had also died), and against the second respondent (his son as his heir) by a plaint, in which, after setting out the facts already mentioned, she relied on the admission of the first respondent and her husband that they had received the money borrowed, and she submitted that as it could not be recovered from the minor they should repay it with interest. She further stated that the cause of action arose on March 11, 1918, when the appellate Court set aside the sale.

9. The respondents put in written statements and the Court raised issues of which the following are material to this appeal :-

1. Is the plaintiff's suit time-barred ?

2. Are the defendants liable for the amount claimed ?

10. The appellant gave evidence in support of her claim and asked for a postponement to produce further evidence which the District Judge refused. The respondent gave no evidence.

11. The District Judge dismissed the suit as barred by limitation, as being a suit on the personal covenant in a registered instrument.

12. The High Court in appeal took the same view : overruling the contention of the appellant that her cause of action in the suit only arose on March 11, 1918, on the ground that the frame of the plaint and the claim for interest showed that she had sued on the covenant in the mortgage.

13. From that decree, dated May 12, 1924, the appellant has appealed to His Majesty in Council.

14. Although many points were raised on the pleadings, several were abandoned in the course of the litigation; and in the course of the arguments of this appeal it has appeared to their Lordships that of the points taken on behalf of the appellant one is in itself conclusive. In fact the case is reduced to the simple question whether the appeal is so late as to be barred by the Indian Limitation Act, 1908 (IX of 1908). For the appellant it was argued by Mr. Raikes that the suit in which the decree under appeal was made was not founded on the mortgage of August 6, 1907, but is for the repayment of money due to her, and that her claim to this sum arose when the mortgage and sale thereunder were set aside, that is to say, on March 11, 1918; and reliance was placed on the Indian Limitation Act, 1908, First Schedule, Part VI, Article 97. The effect of that provision is that the suit is not barred if brought 'for money paid upon an existing consideration which afterwards fails'; provided that suit is begun within three years from the date of the failure of the consideration.

15. This present suit was commenced on August 9, 1919. For the respondents it was contended that there never was any consideration for the loan of the sum of Rs. 10,000 then advanced by plaintiff' and her husband-as the respondents then had no interest or property in the subject of the mortgage. Thus it was contended there was a complete absence or failure of consideration at and from the very moment when the money was advanced, i.e., more than twelve years before this suit was begun. Were this contention well founded this present claim would undoubtedly be statute barred. But should the true date of the failure of the consideration for the loan of the money be the day on which the Appellate Court made a decree in favour of Ali Hashim Mehter (the minor) setting aside the mortgage, and giving him possession of the mortgaged property, i.e., March 11, 1918, then this suit would be well within the three years allowed, for taking proceedings to recover the Rs. 10,000, with interest for the loan of them. In the opinion of their Lordships this contention of the appellant is well founded. It was proved that respondent and her husband did for some time pay to the appellant and her husband the interest agreed by them to be payable on the money lent. Default in this respect having been made, appellant and her husband, on February 5, 1913, took proceedings, claiming the principal and interest as due from the respondents, who made written admission of the debt. On July 8, 1913, a decree in favour of appellant was made, and by virtue of it the property was sold by auction in order to pay the money then due to appellant and her husband. As already stated, this decree was set aside at the instance, and in favour of Ali Hashim Mehter (the minor), and on March 11, 1918, the sale was finally set aside by the appellate Court, and the property on the security of which appellant and her husband had advanced Rs. 10,000 was handed over to Ali Hashim Mehter.

16. From these facts it appears that the appellant and her husband were, from the date of the loan (August 6, 1907) down to March 11, 1918, not entitled to allege that they had not received any consideration for the loan that they had made-since for a considerable time they had actually received interest upon it, paid to them by the respondents. In 1913 they had obtained, in a suit against the respondents, a decree under which the property was sold in order that the appellant's loan might be repaid. The fact that they afterwards became possessed of the same property, by buying it from the purchaser at the auction, has no immediate bearing on the matter in dispute. They purchased from one who had bought the property at a sale decreed by a competent Court, and the price paid by him had been applied to repay a portion of the money advanced by the appellant to the respondents on security of the property mortgaged. It therefore appears to their Lordships that there was at the time of the loan no failure of the consideration upon which the loan of the money and the promise to repay it with interest were made-since the obligation of that promise was for some time observed-and it appears to them that the failure of the consideration for the loan of the money did not occur until March 11, 1918. Consequently the suit is not barred by statute.

17. Their Lordships will therefore humbly advise His Majesty that this appeal should be allowed, and that judgment should be entered for the plaintiff for the principal sum, Rs. 10,000, with interest at such rate and for such period and subject to such allowance, if any, for mesne profits during the period during which the plaintiff and her husband were in possession of the land as the Courts in India may determine, and that for this purpose the suit be remitted to the High Court at Rangoon. Their Lordships will also humbly recommend that the plaintiff do have her costs of the suit here and below.


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