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Jagu Anyaba Adhav Vs. Bajrang Auba Jadhav and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil;Limitation
CourtMumbai High Court
Decided On
Case NumberCivil Revn. AppIn. No. 579 of 1967
Judge
Reported inAIR1969Bom90; (1968)70BOMLR412; ILR1969Bom19
ActsCode of Civil Procedure (CPC), 1908 - Order 21, Rule 89; Limitation Act, 1908 - Sections 4 - Schedule - Article 166; Limitation (Amendment) Act, 1963 - Sections 4 - Schedule - Article 127; Code of Civil Procedure (CPC), 1908 - Order 21, Rule 89
AppellantJagu Anyaba Adhav
RespondentBajrang Auba Jadhav and ors.
Appellant AdvocateK.R. Bengeri, ;C.K. Bengeri and ;U.K. Bengeri, Advs.
Respondent AdvocateV.N. Gadgil, Adv.
Excerpt:
the case discussed the applicability of the limitation act, 1908, on the application filed for setting aside the execution sale - the limitation for the application was not prescribed by the rule 89 of the civil procedure code, 1908, but by the article 166 of the act - the application was filed on the re-opening day, while the limitation expired during the vacation - it was held that, section 4 of the act, was applicable to the application - - on the wording of section 4 it is clear that it applies not merely to suits and appeals, but applications as well. submitted on 5-6-1961 would be well within limitation in view of s......held on 19-4-1961. on 16-5-61 the judgment debtor deposited in the executing court rs. 412.9l. the summer vacation for the executing court commenced within thirty days of the date of the sale and the court reopened after summer vacation on 5th june 1961. on 5th june 1961 the judgment-debtor deposited in the executing court rs. 25 more and applied for setting aside the sale under o.21, r. 89 c. p. c.3. this application was opposed by the auction purchaser and the decree- holders on the ground that the conditions laid down by order 21 rule 89 c. p. c. were not complied with, hence the sale could not be set aside.4. the executing court took the view that the time prescribed by art. 166 of the limitation act, 1908, (old act) could be extended under section 148 c. p. c. accordingly it.....
Judgment:

Chitale, J.

1. This revision application arises out of an application by the judgment-debtor under O.21, R. 89, C. P. C.

2. The relevant facts are as follows; In execution of a money decree certain property belonging to the judgment-debtor was put up for sale. The amount for which the property was sold was Rupees 412.91. The sale was held on 19-4-1961. On 16-5-61 the judgment debtor deposited in the executing Court Rs. 412.9l. The summer vacation for the executing court commenced within thirty days of the date of the sale and the Court reopened after summer vacation on 5th June 1961. On 5th June 1961 the judgment-debtor deposited in the executing Court Rs. 25 more and applied for setting aside the sale under O.21, R. 89 C. P. C.

3. This application was opposed by the auction purchaser and the decree- holders on the ground that the conditions laid down by Order 21 Rule 89 C. P. C. were not complied with, hence the sale could not be set aside.

4. The executing Court took the view that the time prescribed by Art. 166 of the Limitation Act, 1908, (old Act) could be extended under Section 148 C. P. C. Accordingly it extended the time, and on principles of equity it condoned the delay and passed the order setting aside the sale. Against this order, the decree-holders and the auction-purchaser preferred an appeal to the District Court, Satara. The learned Assistant Judge, who heard the appeal, held that in view of the decision in Amritlal Narsilal V. Sadashiv Anna, 46 Born LR 432=(AIR 1944 Born 233 (2)) and the decision of Madras High Court in Kalidas Chetty V. Shidda Chetty, AIR 1947 Mad 56 time could not be extended under S. 148 C. P. C. and the executing Court was wrong in extending the time. On facts he held that the conditions laid down by O.21, R. 89. C. P. C. were not complied with. Having taken this view, he allowed the appeal and set aside the order passed by the executing Court. Thus in effect he dismissed the judgment-debtor's application for setting aside the sale. The present revision application is preferred against this order.

4a. This revision application is referred to a Division Bench in view of the decision in Amritlal's case, 46 Born LR 432= (AIR 1944 Born 233 (2)). Mr. Bengeri, who appears for the petitioner-judgment debtor, submits that the view taken by the lower appellate Court is wrong. He relies on the wording of O.21. R. 89. C. P. C. and points out that the only condition laid down by that rule is that an application to set aside a sale under 0.21, R. 89 C. P. C. can be made only on depositing the amount mentioned in that rule. That rule does not prescribe the limitation for filing such an application. The limitation for filing such an application is prescribed by Article 166 of the Limitation Act, 1908. Mr. Bengeri submits that Article 166 must be read with S. 4 of the Limitation Act. If so, the judgment-debtor was entitled to file the present application to set aside the sale when the Court opened on 5-6-1961 after the summer vacation, as the period prescribed by Article 166 expired during the summer vacation. Mr. Bengeri does not seek to support before us the view of the executing Court that time could be extended under Section 148 C. P. C. We find that the first contention of Mr. Bengeri is correct. In view of that we need not enter into the question whether the Court could extend the time under S. 148 C. P.C.

5. Order 21 Rule 89, C. P. C. runs thus:

'(1) Where immovable property has been sold in execution of a decree, any person either owning such property or holding an interest therein by virtue of a title acquired before such sale, may apply to have the sale set aside on depositing in Court,-

(a) for payment to the purchaser, a sum equal to five per cent of the purchase money, and

(b) for payment to the decree-holder, the amount specified in the proclamation of sale as that for the recovery of which the sale was ordered less any amount which may since the date of such proclamation of sale have been received by the decree-holder

(2) Where a person under R. 90 to set aside the sale of his immovable property, he shall not, unless he withdraws his application, be entitled to make or prosecute an application under this rule.

(3) Nothing in this rule shall relieve the judgment-debtor from any liability he may be under in respect of costs and interest not covered by the proclamation of sale.'

The material expression to be taken into consideration for the purpose of this revision application is 'may apply to have the sale set aside on his depositing in Court'. On the facts stated above, it is quite clear that the judgment-debtor was entitled to file the present application to set aside the sale under O.21, R. 89 C. P. C. on 5-6-1961 the date on which the Court opened after the summer vacation, the period of limitation for filing such an application having expired during the summer vacation. The only condition incumbent on the judgment-debtor was to deposit along with the said application the amount mentioned in Rule 89. On the facts stated above, it is quite clear that the necessary amount was deposited by the judgment-debtor on 5th June 1961 when he was entitled to submit the application to set aside the sale and when in fact he did apply. It is thus quite clear that on 5th June 1951 when the judgment-debtor applied for setting aside the sale, the conditions prescribed by Rule 89 of Order 21 C. P. C. were complied with by him. The fact that a part of the amount was deposited earlier would certainly not prejudice the rights of the judgment-debtor. if he otherwise had them according to law. We do not see any reason why S.4 of the Limitation Act should not apply to applications under Order 21 Rule 89 C. P. C. On the wording of Section 4 it is clear that it applies not merely to suits and appeals, but applications as well. Decision of this Court in Veerappa v. Iratappa 40 Bom, LR 152=AIR 1938 Born 209 is directly in point. Mr. Gadgil for the opponents is unable to point out any reason why the view taken in this decision should not be accepted.

6. Mr. Gadgil relies on the Dharamsi Morarji Chemical Co. Ltd. v. Ochhavlal Hargovindas Shah 29 Born LR 981=AIR 1927 Born 480 and the Tata Industrial Bank Ltd v. Abdul Hussein, 25 Bom LR 1296= AIR 1924 Bom 144. Both these decisions proceed on the finding that the Court on the Original Side of Bombay High Court is not closed during summer vacation, as contemplated by S. 4 of the Limitation Act, for the purpose of filing suits with which these decisions were concerned. In the case before us, there is no doubt that the Court concerned was closed for summer vacation upto 5-6-1961 and the limitation under Article 166 of the Limitation Act expired during the summer vacation. It is therefore, clear that the judgment-debtors application under Order 21, Rule 89 C. P. C. submitted on 5-6-1961 would be well within limitation in view of S.4 of the Limitation Act. On the facts stated above, it is equally clear that the necessary amount, as required by Order 21, Rule 89, C. P. Code, was deposited in the Executing Court by 5-6-1961. There is, therefore, no reason why the judgment-debtor cannot avail of his right under Order 21 Rule 89, C. P. C. In our opinion, the mere fact that a part of the above-mentioned amount was deposited earlier than 5-6-1961 cannot adversely affect the judgment-debtor's right under O. 21, R. 89, C. P. C. Mr. Gadgil referred to AIR 1923 Mad 435 and AIR 1948 Mad 521. These decisions also proceed on the same basis as the above mentioned Bombay decisions relied upon by Mr. Gadgil. There is nothing to indicate that in the present case the Court was open for instituting suits and applications during the summer vacation. We, therefore, hold that in the present case the judgment-debtor did comply with the conditions prescribed by Order 21, Rule 89, C. P. Code.

7. The lower appellate Court felt that the decision of this Court in Amritlal's case, 46 Born LR 432= AIR 1944 Bom 233) laid down that in no case an application under Order 21 Rule 89, C. P. C. could be filed beyond thirty days. In effect, it felt that the said decision laid down that S.4 of the Limitation Act does not apply to applications under Order 21 Rule 89, C. P. C. We have carefully considered the said decision. The only point decided in that case is that unless the conditions prescribed by Order 21, Rule 89, C. P. C. are complied with, executing Court has under that rule no jurisdiction to set aside a sale held in execution of a decree, The point that arises before us did not arise in that case. The lower appellate Court was, therefore, wrong in coming to the conclusion that the point arising in the present case was covered by that decision. No cogent reason is pointed out to us why in the present case the judgment-debtor could not avail of S.4 of the Limitation Act. Limitation is prescribed by Article 166 and that has got to be read along with S. 4 of the Limitation Act.

8. For the reasons indicated above, we make the rule absolute, set aside the order passed by the lower appellate Court and restore the order passed by the executing Court. In view of the fact that the ground on which this revision application succeeds was not taken in the Courts below, there will be no order as to costs throughout

9. Revision allowed.


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