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Kondama Naicker Vs. Kandasamy Goundar - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtMumbai
Decided On
Judge
Reported in(1924)26BOMLR198
AppellantKondama Naicker
RespondentKandasamy Goundar
DispositionAppeal allowed
Excerpt:
.....owner alienation by way of compromise--transferee for value from alienee--reversionr's suit--' necessity'--burden of proof.;under hindu law, a limited owner can dispose of the inheritance only for legal necessity, the burden of proving its existence being on the alienee. it is immaterial that the absence of necessity is not, pleaded by the reversioner.;sham sunder lal v. achhan kunwar (1898) l.r. 25 i.a. 183. 191., applied.;an alienee may be protected if he honestly did all that was reasonable to satisfy himself that the required necessity existed, even though there may not be legal necessity in fact.;after the death of the limited owner, the reversioner may treat the alienation as a nullity without the intervention of court.;bijoy gopal mukerji v. krishna mahishi debi (1907)..........sennamman avergal, and kandasamy goundar.2. the purpose of the suit is to establish the plaintiffs' title as reversioners.3. to explain this title it will be convenient to set out the following pedigree:-- vijaya vaiyapuri _____________________|_____________________ | | son son | | son mayilchami, | died may, 1901. | | | _____________|___________ | | | mandalathipathy son died 1890 aparanji | = sennamman | kumaravigaya the plaintiffs (sons).4. on mayilchami's death sennamnan commenced proceedings under the criminal procedure code for possession of the estate of her father-in-law. her application substantially failed. she then instituted a suit on february 14, 1902, against aparanji and mandalathipathy seeking to establish a will alleged by her to have been executed by.....
Judgment:

Lawrence Jenkins, J.

1. This is an appeal from a decree of the High Court of Judicature at Madras, dated May 2, 1919, which varied a decree of the Subordinate Judge of Madura, dated December 23, 1916. The plaintiffs are the reversionary heirs of their maternal grandfather Mayilchami, who died in May, 1901, and was succeeded by his daughter, Aparanji Amman, the mother of the plaintiffs. The defendants are (among others) Aparanji Amman, Kumaravigaya, the son of the late Mandalathipathy, Sennamman Avergal, and Kandasamy Goundar.

2. The purpose of the suit is to establish the plaintiffs' title as reversioners.

3. To explain this title it will be convenient to set out the following pedigree:--

Vijaya Vaiyapuri

_____________________|_____________________

| |

Son Son

| |

Son Mayilchami,

| died May, 1901.

| |

| _____________|___________

| | |

Mandalathipathy Son died 1890 Aparanji

| = Sennamman |

Kumaravigaya The plaintiffs (sons).

4. On Mayilchami's death Sennamnan commenced proceedings under the Criminal Procedure Code for possession of the estate of her father-in-law. Her application substantially failed. She then instituted a suit on February 14, 1902, against Aparanji and Mandalathipathy seeking to establish a will alleged by her to have been executed by Mayilchami and praying that possession should be given to her of one-third share of the property left by him.

5. Both defendants to that suit filed written statements and the litigation closed with a compromise in 1903.

6. It provided that ten kulies of the property therein described and a house should be delivered by the defendants to Sennamman. To this extent it was within the scope of the suit, and ultimately a decree was passed in accordance with this stipulation.

7. But the compromise also purported to define the rights of the defendants to that suit as between themselves. By Clause 8 it provided that the properties described in the plaint (other than what was given to Sennamman) should be divided into moieties and that each of those defendants should take one. On February 23, 1907, a partition deed was executed in accordance with the terms of the compromise. On July 2, 1910, Mandalathipathy executed a mortgage on property taken by him under the compromise to secure Rs. 10,000 advanced to him by the respondent Kandasamy Gounder, and on January 7, 1915, a decree for Rs. 17, 257 was passed on it in the mortgagee's favour.

8. The plaintiffs, as reversioners under their maternal grandfather, have instituted this suit on March 2, 1915, seeking to establish the invalidity as against them of the respective titles claimed by Kumaravigaya, the son of Mandalathipathy, deceased, and by the mortgagee.

9. It has been held by the High Court, and their Lordships adopt the finding, that Mayilchami and Mandalathipathy were separate and not joint, and there can be no doubt that this was known to Mandalathipathy at the time of the compromise.

10. But the compromise was based on the supposition that there was a question as to whether there had been a separation between the two lines of the family.

11. The High Court has further found that there is no evidence that Aparanji, with full knowledge that there was no truth in the claim put forward by Mandalathipathy, agreed to the compromise from ulterior motives and that there is not sufficient evidence to show that in assenting to the terms of the compromise she was not acting bona fide in the light of the circumstances then brought to her notice. Their Lordships do not dissent from this appreciation of the evidence. Aparanji at the time of the compromise stood in need of especial protection. She was a purdanashin lady recently widowed, the mother of infant sons, and, so far as the evidence discloses, without any adult male relation except Mandalathipathy to advise her.

12. But it was under his advice and influence that she acted in the litigation with Sennamman and in the compromise by which Maudalathipathy took to the detriment of herself and her infant sous the benefits to which, as he well knew, he had no honest claim.

13. In these circumstances the High Court rightly came to the conclusion that as against defendant No. 2, Mandalathipathy's son and heir, the plaintiffs established the invalidity of the compromise after their mother's death. From this part of their adjudication no appeal has been preferred, and the only contest now is with the mortgagee in whose favour the High Court decided.

14. The ground of this decision is that the mortgagee is a bona fide transferee for value, and so stands in a better position than his transferor, whose title was held to be bad.

15. The High Court appears to have thought that justification for this view was to be found in the provisions of the Indian Trusts Act. In their Lordships' opinion this was erroneous: the Act has no direct relevance to the circumstances of this case, and it was properly realized in the argument here that if the High Court's conclusion can be supported it must be on other grounds.

16. It has thus been contended that the High Court acted without jurisdiction in remanding the case as it did, and that the true view of the facts is that taken by the first trial judge. But though the High Court's procedure may invite criticism, this is of no importance in view of that Court's ultimate findings of fact which, as already indicated, their Lordships accept.

17. They therefore do not think it necessary to discuss further the propriety of the remand.

18. It is then contended that the plea of purchaser for value without notice assists the respondent.

19. But an initial difficulty in applying this doctrine is that on the face of the title the mortgagee had notice that his mortgagor took from one who only had a limited and conditional power of disposal. And so the enquiry comes back to this: what was the daughter's interest and power, bearing in mind that the case comes from the Madras Presidency? It is now setted beyond dispute that a daughter as heiress of her father takes a restricted interest similar to that taken by a widow with a similar power of disposal. This power is conditional; she can dispose of the inheritance for legal necessity, but it lies on the alienee to prove the existence of this necessity, and this is so even though the absence of necessity be not pleaded by the reversioner. Thus it was laid down in Sham Sunder Lal v. Achhan Kunwar (1898) L.K. 25 I.A. 183: 'In a suit like the present, on a bond made by a persor. with restricted power of alienation, the defendants are not required to plead the absence of legal necessity for the borrowing. It is for the plaintiffs to allege and prove the circumstances which alone will give validity to the mortgage.' And later it was said the 'touchstone of the authority is necessity.' It may be conceded that even though there may not he legal necessity in fact, the alienee would be equally protected if he honestly did all that was reasonable to satisfy himself that the required necessity existed.

20.But here there is no proof either of necessity or of enquiry validating the compromise.

21. The inheritance therefore was not transferred so as to bind the reversioners. On the contrary, the reversioners on the mother's death can treat it as a nullity without the intervention of any Court: Bijoy Gopal Mukerji v. Krishna Mahishi Debi .

22. Nor in their Lordships' opinion does it alter the position that the dealing with Mandalathipathy purported to be a compromise and an acknowledgment of an existing title. Even so, it was improperly induced and equally vitiated.

23. As against the reversioners in this case, it was not within the power of Mandalathipathy to transfer a larger legal title than he himself had, nor have the reversioners by any act or omission debarred themselves from insisting on this contention. It is true that the reversion is still an expectancy, but an expectant reversioner's right to sue for a declaration has statutory recognition, and for the purpose in hand it is legitimate to consider what their position would be on their mother's death in their lifetime. They would in that event have the immediate title without the intervention of any Court, and there would in their Lordships' view be no principle of justice, equity or good conscience that would empower the Court to deprive them of that legal title or to impose any restriction in derogation of it.

24. Their Lordships therefore are unable to agree with the High Court's decision in the mortgagee's favour, and they will accordingly humbly advise His Majesty that the appeal be allowed, and that the decree of the High Court be varied so far as it dismissed the appeal as against the fourth defendant and ordered that the plaintiff should pay to the fourth defendant Rs. 621-2-6 for his costs, by directing in lieu thereof (a) that it be declared that the mortgage of July 2, 1910, and the decree thereon are inoperative against the plaintiffs beyond their mother's lifetime, and (b) that the fourth defendant pay to the plaintiffs their costs in the lower Courts so far as attributable to his claim against them, the amount of such costs to be assessed by the High Court. The fourth defendant must pay to plaintiffs their costs of this appeal.


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