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Vithal Yeshwant Gavde Vs. Shivappa Mallappa Hosmani and ors. - Court Judgment

LegalCrystal Citation
CourtMumbai
Decided On
Judge
Reported in72Ind.Cas.659
AppellantVithal Yeshwant Gavde
RespondentShivappa Mallappa Hosmani and ors.
Excerpt:
.....burden of proof which lay upon him. but i do not think that the argument holds good that an exception can be grafted to the rule laid down by the privy council. it seems to me, therefore, that the onus which lay on the mortgagee to prove that krishnaji was entitled to mortgage in his favour joint family estate for family purposes has not been satisfied. the principle invloved is due to the rule that costs follow the event, and that the successful party is entitled to get his costs, unless it has been shown that there is some very good reason why he should bear his own costs......not even the mortgagor's own interest could be sold in enforcement of such a mortgage.4. in the suit mortgage-deed with rcgaul to the amount taken from the mortgagee it was stated as follows:--'the amount of rupees taken from you by us for cur needs arising out of some pecuniary difficulties, i.e., for the necessity of the business of the shop belonging to the family of krishnaji annappa gavde and the said minors is as follows: 'rs. 2,000 krishnaji annappa gavde, one of us had taken from you on nth january of 1909 by passing in writing a promissory-note rs. 2,000 in cash and rs. 7,400 have been received from you now.'5. that statement in the mortgage-bond would not be binding on the second defendant, nor would it avoid the necessity of the mortgagee proving that the mortgage-money was.....
Judgment:

1. The plaintiff sued to re cover on a simple registered mortgage-bond Rs. 9,400 principal and Rs. 9,400 as interest, with costs and future interests at 12 per cent. The original mortgagor was one Krishnappa Annappa. The pedigree of the falmily is as follows:

ANNAPPA____________________________|________________________| | Yeshwant Krishnaji(Died 1903) (Died 1910)______________|____________ || | |Vithal Kashinath Waman(Deft. No. 2.) (Deft. No. 3.) (Deft. No. 1.)

2. When the mortgage was executed Kashi Nath, the son of Yeshwant, the brother of Krishnaji, was separated from the family. The members who remained joint were Krishnaji, his son Waman and Vithal, the brother of Kashinath. A decree was passed in favour of the plaintiffs for Rs. 18,800, with costs and future interest at 12 per cent, per annum on Rs. 9,400 from the suit date till the expiry of six months from the date of the decree and at 6 per cent, thereafter until satisfaction. On failure to so pay, the mortgaged property, excepting the interests of defendant No. 3, if any, in it, or a sufficient portion of it, was to be sold towards satisfaction of the mortgage. The personal remedy was held to be time-barred. The principal issue in the case was whether the mortgaee was executed for a joint family necessity. The Judge found that issue in the affirmative. The 2nd defendant Vithal has appealed. In 1909, Krishnaji was the sole adult member of the family. He carried on an iron shop and a grocery shop, which undoubtedly were businesses belonging to the family. From 1906 to 1909 Krishnaii had also carried on an oil shop. But that was a new business, and so the other members of the family would not be liable for any debts which were due by that shop. In 1900 Krishnaji entered into a partnership with some other persons to deal in mirabolarns, and there can be no doubt that that could not be treated as a family business, and that Krishnaji would be liable for any debts which were incurred for that business.

3. The law regarding mortgages of joint family property made by the manager of a joint family governed by the Mitaksbara, who is not the father of the other members, is laid down in Anant Ram v. Collector of Etah 44 Ind. Cas. 290 : 20 Bom. L.R. 524 : 34 M.L.J. 291 : 7 L.W. 323 : 4 P.L.W. 226 : 16 A.L.J. 245 : 23 M.L.J. 228 : 22 C.W.N. 184 : 27 C.L.J. 363 : 40 A. 171 : (1918) M.W.N. 446, a decision of the Privy Council. Such a mortgage, it was held, could only be justified so far as it was wanted for the joint family purposes. If the necessity could not be established by direct evidence, it might be assumed, if it could be shown that reasonable care was taken to ascertain if such circumstances existed and the transferee acted in good faith. In either case the burden of proof was on the person who claimed the benefit of the mortgage. It was further held that if the mortgage-debt was not incurred for necessity, not even the mortgagor's own interest could be sold in enforcement of such a mortgage.

4. In the suit mortgage-deed with rcgaul to the amount taken from the mortgagee it was stated as follows:--'The amount of rupees taken from you by us for cur needs arising out of some pecuniary difficulties, i.e., for the necessity of the business of the shop belonging to the family of Krishnaji Annappa Gavde and the said minors is as follows: 'Rs. 2,000 Krishnaji Annappa Gavde, one of us had taken from you on nth January of 1909 by passing in writing a promissory-note Rs. 2,000 in cash and Rs. 7,400 have been received from you now.'

5. That statement in the mortgage-bond would not be binding on the second defendant, nor would it avoid the necessity of the mortgagee proving that the mortgage-money was required for joint family purposes There is no evidence whatever that at the time when the mortgage was executed either the iron shop or the grocery shop was in need of funds. There is no evidence that the mortgagee took any steps to% ascertain whether or not the money was required for the family business, and, therefore, it is difficult to see how the mortgagee has satisfied the burden of proof which lay upon him. But reliance was placed on the decision in Raghunathji Tarachand v. Bank of Bombay 2 Ind. Cas. 173 : 34 B. 72 : 11 Bom. L.R. 255. The plaintiff in that case filed a suit on certain promissory-notes signed by the only adult male member of a joint Hindu firm carrying on an ancestral trade, and it was held that the minor defendant's share in the firm was liable. Mr. Justice Chandavarkar at page 81 said : 'Assuming that the minor is governed by the principles of Hindu law, what is the Hindu Law on the subject? Where a minor is a co-partner in a joint family, his share in the family property is liable for debts contracted by his managing co-parcener for any family purpose or any purpose incidental to it. If the family is a trading firm, the same rule must apply with this difference that the term family purpose or purposes incidental to it, must here give way to the expression trading purpose or purposes incidental to it, having regard to the nature and objects of the family business. The calculating of a negotiable instrument is in the case of a joint family trading as a firm, necessary for its existence and its purposes. It is a necessary incident of the carrying on of the trade. Without it the firm could not gain credit in the market and prosper.'

6. With the greatest respect, I should say that assertion was far too wide. Although in the case of some joint family firms the circulating of a negotiable instrument may be a necessary incident of the business, it still must be shown that it is a necessary incident of the business carried on by the Hindu joint family whose members the plaintiff seeks to make liable. I think it is most probable that from the evidence which was before the learned Judge, it did appear that in that family it was incidental to its business to circulate negotiable instruments. But I do not think that the argument holds good that an exception can be grafted to the rule laid down by the Privy Council. When the manager of a joint Hindu family mortgages joint estate, it must still be incumbent on the parties supporting the mortgage to prove that the money raised on the mortgage was required for family purposes. No doubt, if the family is carrying on a trading business, it would be very much easier to prove that the money was required for the purposes of that trade, and so for family purposes, than if the family were mere agriculturists. But it is not a necessary inference that, because Krishnaji was carrying on two shops dealing in iron and groceries, and because he raised moneys by mortgaging family property, that the money was necessarily required for the purposes of the joint family business. There is no direct evidence as to what was the capital involved in the iron and grocery shops in 1909, but there is also no evidence whatever that they were in need of so much money as was raised by Krishnaji on the said mortgage. On the other hand, it has been proved that Krishnaji in 1909 was entering upon an entirely new venture with several outside partners which required, as the accounts show, considerable capital.

7. It was suggested that before 1909 Krishnaji had been dealing in mirabolams. That suggestion is based on a statement made in the plaint in the suit filed by Kashinath, the 3rd defendant, for partition, in which he claimed a share in the mirabolam business. That by itself would not be evidence that, as a matter of fact, Krishnaji was carrying on mirabolam business as a part of the family trade. Even if he was doing so, it would not be an ancestral business any more than the oil shop was. It seems to me, therefore, that the onus which lay on the mortgagee to prove that Krishnaji was entitled to mortgage in his favour joint family estate for family purposes has not been satisfied. The Judge says at page 7 : 'I fully believe that the suit-debt was borrowed by Krishnaji for joint family necessity, i.e., trade necessity as stated in suit-bond. It is not shown that Krishnaji had no necessity to borrow at the time of the suit-bond. Krishnaji was a Vrnan of business and I do not hence disbelieve the statement in suit-bond about the amount being taken for family trade necessity.' I have endeavoured to show that the learned Judge has not appreciated, even if he considered, the decision of the Privy Council, which shows that it is not sufficient for a mortgagee to prove by evidence that the mortgagor was carrying on a family business. He must show that the money was required for that business. It follows that the appeal must be allowed, and that the interest of the second defendant in the suit property must be excepted from the sale.

8. The third defendant Kashinath was made a party to the suit and, although the suit was dismissed against him, he was ordered to pay his own costs. In his Appeal No. 93 of 1921, it has been argued for the respondents that no appeal lies on the question of costs. In this particular case we think a principle is involved. But, apart from the question whether any principle is involved, since the second defendant has appealed, the whole decree of the lower Court is before us, and we can make any alteration we think fit in it. The principle invloved is due to the rule that costs follow the event, and that the successful party is entitled to get his costs, unless it has been shown that there is some very good reason why he should bear his own costs. This has not been clone. The plaintiffs, therefore, will have to pay the costs of the second and third defendants in the Court below and of their respective appeals.


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