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Mulraj Khatau Vs. Vishvanath Prabhuram Vaidya - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtMumbai
Decided On
Judge
Reported in(1913)15BOMLR9
AppellantMulraj Khatau
RespondentVishvanath Prabhuram Vaidya
DispositionAppeal allowed
Excerpt:
.....of property act (iv of 1882 an amended by act ii of 1900) section 130, sub-section i-actionable claim-transfer thereof by way of security- creation of a charge on a policy of insurance-deposit of the policy.;section 180, sub-section i, of the transfer of property act (iv of 1882 as amended by act ii of 1900) covers transfers of actionable claims by way of security as well as absolute transfer thereof.;hence, a charge on a policy of insurance can only be created by a written document, and a person with whom a policy of insurance is deposited acquires no right whatever to the policy or its proceeds by reason of the deposit. - - it may well be that although absolute in form it was intended to be only by way of security so as to be subject to a right of redemption, but this does not..........the result of the action. it represents the net proceeds of a policy of insurance on the life of dwarkadas dharamsey who died on 8th august 1909.2. the appellant bases his claim on an assignment in writing under the hand of dwarkadas dharamsey, dated the 13th of august 1909. it is in form an absolute assignment, and was according to the evidence given under pressure from the appellant to whom dwarkadas dharamsey was then indebted in a much larger sum. the validity of the assignment is therefore established. it may well be that although absolute in form it was intended to be only by way of security so as to be subject to a right of redemption, but this does not affect the rights of the parties under the circumstances of the present case.3. the respondent bases his claim upon a deposit.....
Judgment:

Moulton, J.

1. The question in this appeal is as to whether the appellant or the respondent is entitled to a sum of Rs. 29,426-14-0 now standing in Court to abide the result of the action. It represents the net proceeds of a policy of insurance on the life of Dwarkadas Dharamsey who died on 8th August 1909.

2. The appellant bases his claim on an assignment in writing under the hand of Dwarkadas Dharamsey, dated the 13th of August 1909. It is in form an absolute assignment, and was according to the evidence given under pressure from the appellant to whom Dwarkadas Dharamsey was then indebted in a much larger sum. The validity of the assignment is therefore established. It may well be that although absolute in form it was intended to be only by way of security so as to be subject to a right of redemption, but this does not affect the rights of the parties under the circumstances of the present case.

3. The respondent bases his claim upon a deposit of the policy with him by Dwarkadas Dharamsey undoubtedly with the intention of its acting as security for the repayment of a debt then owing by him to the respondent. This deposit was made in November 1904 and was unaccompanied by anything in writing. The particular debt owing at the time was subsequently paid off, but in and subsequently to April 1909 Dwarkadas Dharamsey again became indebted to the respondent, and it is claimed that the deposit was made on the terms that it should act as security not only for the then existing debt but for any indebtedness that might subsequently arise. Whether or not this contention of fact is established is not in their Lordships' opinion material.

4. The decision of the matter in issue turns entirely on the interpretation of Section 130, Sub-section I, of the Transfer of Property Act, 1900. It is as follows:-

The transfer of an actionable claim shall be effected only by the execution of an instrument in writing, signed by the transferor or his duly authorised agent, and shall be complete and effectual upon the execution of such instrument, and thereupon all the rights and remedies of the transferor, whether by way one damages or otherwise, shall vest in the transferee, whether such notice of the transfer as is hereinafter provided be given or not;Provided that every dealing with the debt or other actionable claim by the debtor or other person from or against whom the transferor would, but for such instrument of transfer as aforesaid, have been entitled to recover or enforce such debt or other actionable claim, shall (save where the debtor or other person is a party to the transfer or has received express notice thereof as hereinafter provided) be valid as against such transfer.

5. It is admitted that the right to the monies becoming due under the policy is an actionable claim. Their Lordships are also of opinion that the section covers transfers by way of security as well as absolute transfers. If any doubt existed on either of these two points it would be set at rest by the second illustration to the section who is given in the Act.

6. In the present case the respondent bases his claim on a deposit of the policy and not under a written transfer, and claims that this creates a charge on the policy. The section specifically enacts that such a proceeding shall not have any such effect; such a charge can only be created by a written document. It follows that the respondent acquired no right whatever to the policy or its proceeds by reason of the deposit.

7. The appellant on the other hand claims under an instrument in writing conforming in all respects to the provisions of the section. He therefore acquired by the execution of that instrument an absolute right to the proceeds of the policy.

8. The decision of the Court below was therefore erroneous. The error arose from the learned Judges not having appreciated that the positive language of the section precluded the application in India of the principles of English Law on which they based their decision.

9. Their Lordships will therefore humbly advise His Majesty that the appeal be allowed, and that it be declared that the appellant be entitled to the monies standing in Court, and that the respondent pay the costs in the Courts below as well as the costs of this appeal.


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