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Sheo Sampat Pande and anr. Vs. Bandhu Prasad Misr and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1900)ILR22All321
AppellantSheo Sampat Pande and anr.
RespondentBandhu Prasad Misr and ors.
Excerpt:
.....sections 166, 167, 168 - act no. xii of 1884 (agriculturists' loans act), section 5--takavi loan--sale of house in default of payment of loan--effect of such sale. - cantonments act[c.a. no. 41/2006]. section 346 & cantonment fund (servants rules, 1937, rules 13, 14 & 15: [h.l. gokhale, ag. cj, p.v. hardas, naresh h. patil, r.m. borde & r.m. savant, jj] jurisdiction of school tribunal constituted under maharashtra employees of private schools (conditions of service) regulations act, (3 of 1978) held, school run by the cantonment board is a primary school and it is not a school recognised by any such board comparable to the divisional board or the state board. the school tribunal constituted under section 8 of the maharashtra act cannot entertain appeals filed under section 9 by the..........lower appellate court cannot possibly be supported. the suit was one for sale upon a mortgage. the property mortgaged consisted of a house and certain zamindari property. subsequently to the mortgage the mortgagor took takavi advances from government which he did not repay. the government therefore caused the said house, upon the security of which the takavi advanoe had been made, to be sold, and sheo sahai, defendant, purchased it. both the courts below have dismissed the claim in respect of the house on the view that the purchase by sheo sahai conveyed to him the house free from the incumbrance created by the mortgage in suit. the learned judge has relied on the provisions of section 167 of act no. xix of 1873, and holds that as arrears of takavi are, by virtue of section 5 of act no......
Judgment:

Banerji and Aikman, JJ.

1. The decree of the Lower Appellate Court cannot possibly be supported. The suit was one for sale upon a mortgage. The property mortgaged consisted of a house and certain zamindari property. Subsequently to the mortgage the mortgagor took takavi advances from Government which he did not repay. The Government therefore caused the said house, upon the security of which the takavi advanoe had been made, to be sold, and Sheo Sahai, defendant, purchased it. Both the Courts below have dismissed the claim in respect of the house on the view that the purchase by Sheo Sahai conveyed to him the house free from the incumbrance created by the mortgage in suit. The learned Judge has relied on the provisions of Section 167 of Act No. XIX of 1873, and holds that as arrears of takavi are, by virtue of Section 5 of Act No. XII of 1884, realized in the same manner as arrears of land revenue, property sold for recovery of takavi loans is sold free of all incumbrances. The learned Judge has overlooked the fact that seotion 167 relates to the sale of the patti or mahalin respect of which as arrear of land revenue is due. In such a case the purchaser would no doubt acquire the patti or mahal sold free of all incumbrances. But if any property other than the patti or mahal in respect of which arrears are due be sold, the purchaser would only acquire the rights and interests which the defaulter had at the time of the sale, and any incumbrances created by him would not be rendered invalid by reason of the sale. This is dear from the provisions of Section 168. The learned Judge no doubt refers to that section, but he says that the Section would have applied had the house in question not been hypothecated to Government as seourity for the takavi loan.

2. We fail to see how the fact of a hypothecation subsequent to that in favour of the plaintiff can in any way affect the plaintiff's right under his prior mortgage and invalidate that mortgage as against the purchaser under the later hypothecation. The mortgagor, when he made the hypothecation in favour of Government, hypothecated only such rights as he had at the time of the hypothecation. Those rights were nothing more than the right to redeem the mortgage in favour of the plaintiff. In our opinion the Courts below erred in exempting from the claim the house purchased by Sheo Sahai, and we think the plaintiffs were entitled to a decree for the sale of that house.

3. We notice that although in the judgment of the Court of First Instance the house was exempted from liability for the claim, the decree which was drawn up directed the sale of the house. This was evidently an oversight as the decree totally exempted Sheo Sahai from liability.

4. We allow the appeal and make a decree in favour of the plaintiff for the sala of the whole of the property mentioned in the plaint. We extend the time for the payment of the mortgage money to the 1st August 1900. The appellants will get their costs of this appeal and of the appeal to the Court below from Sheo Sahai, defendant, who will also be liable for the costs of the Court of First Instance.


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