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L. Parsotam Saran Vs. B. Barhma Nand and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1927All401
AppellantL. Parsotam Saran
RespondentB. Barhma Nand and ors.
Excerpt:
.....their lordships of the privy council in the case of kala mea v. their lordships clearly call the sale officer an accredited agent of the court. court is good and valid for the simple reason that they never knew that they were directed to act in a different way. it is true that certainty is very often convenient, but you cannot apply a rule like that every where. it was held that the sale was good, in spite of the stay order. if the rule of certainty had been applied it should have been held that the sale was not good because there was the certain and clear order for its stay. but if it were necessary to decide the point, i should hold, with respect, that it did not lay down good law. a sale officer, acts on behalf of the court and is to the extent of his duties clearly defined, the..........this. although the appellate court's order has not been communicated to the court below or to the sale officer, it is possible that the fact of the passing of such an order has been spread as a rumour and possible bidders have refused to bid to the full value for the property. it appears to me that the second ground for setting aside a sale is based on a presumption of fact and is different from the question of law before us. it has been found in this case, as a fact, by the court below, that there was no irregularity in publishing or conducting the sale. there is no finding that the order of stay was known to any body bidding at the sale. indeed, in the circumstances of the present case, the presumption of fact is that the order was not known to any body present at the sale. let us,.....
Judgment:

Mukerji, J.

1. This appeal has been referred to a Bench of three Judges at the instance of the learned Judges who first heard it. The reason for the reference was that they felt doubtful about the soundness of the case of Sahu Nand Kishore v. Shadi Ram : AIR1926All457 .

2. The question for decision is whether in the circumstances of the case, the stay order passed by the High Court should have the effect of nullifying a sale that was held before the order of this Court could be communicated either to the Court below or to the officer conducting the sale.

3. The facts of the case are given in the referring order and I will mention them very briefly only in order to indicate the precise point I have to decide. The judgment-debtor who is the appellant before this court filed certain objections to the execution of a decree held against him by the decree-holders respondents. His objection was dismissed by the execution Court on the 12th of January 1924. The date fixed for sale in execution of the decree was the 21st of January 1924. On the same 21st of January the judgment-debtor, on the strength of his having filed an appeal against the order of the 12th of January 1924, put in an application for stay of the sale, fixed for the same day. Apparently the attention of toe learned Judge was not drawn to the fact that the sale was going to be held on the very day he was passing the order; for, otherwise, I take it, he would not have made an order, the compliance with which would have been practically impassible. The stay was granted and was to be till the disposal of the hearing of the rule issued. When the rule was returned, the Judges made the following order:

The sale having already taken place no stay order can be passed now. The application is accordingly rejected.

4. The sale advertised for the 21st of January 1924 took place in due course. The purchaser was a person other than the decree-holder. The judgment-debtor applied in the Court below for setting aside the sale on various grounds, with only one of which we are concerned. His other grounds for setting aside the sale were not substantiated. The present ground did not find favour with the Court below.

5. The appellant's contention is that the mere fact that this Court ordered the stay of the sale was sufficient to make the sale a nullity. It is argued that it was not necessary for the stay order to take effect that it should have been communicated, either to the Court below or to the officer conducting the sale. The appellant takes his stand on the ruling in Sahu Nand Kishore v. Shadi Ram : AIR1926All457 , already mentioned.

6. The question raised has been a subject matter of much difference of opinion in various Courts. In this Court the opinion has been mostly, in the appellant's favour and it was argued on, that account that, on the principle: of stare decisis we should follow previous cases. In my opinion this principle does not apply. It is not a question of substantive law, on a particular interpretation of which titles have been acquired. It is a question of procedure alone and any cases that may come up in future for decision will be decided according to our present judgment, if we happen to differ from the previous cases.

7. It appears that in this Court cases have been decided on two grounds. In some cases it has been said that the very fact of an appellate Court passing an order for stay of execution took away the jurisdiction of the lower Court to proceed with the execution and that, therefore, the sale must be treated as a nullity, In other cases the ground for decision has been this. Although the appellate Court's order has not been communicated to the Court below or to the sale officer, it is possible that the fact of the passing of such an order has been spread as a rumour and possible bidders have refused to bid to the full value for the property. It appears to me that the second ground for setting aside a sale is based on a presumption of fact and is different from the question of law before us. It has been found in this case, as a fact, by the Court below, that there was no irregularity in publishing or conducting the sale. There is no finding that the order of stay was known to any body bidding at the sale. Indeed, in the circumstances of the present case, the presumption of fact is that the order was not known to any body present at the sale. Let us, however, go a little deeper into the question of rumour. A rumour has not always got the truth for its foundation. It may turn out to be true, and it may turn out to be false. When an application for stay of execution is actually rejected, a rumour may be afloat that it has been granted. It is, therefore, unsafe to base any conclusion of law, on a mere surmise that a rumour as to the truth may have reached the bidders. If, however, it be established that one of the parties to the execution has been responsible for the spread of a rumour which has prejudiced the other party, the sale will probably be set aside on the ground of fraud or other personal grounds such as estoppel &c.; Each case will have to be dealt with on its own facts. It is unsafe to lay down a general rule, a rule of law on a pure surmise as to facts.

8. That being so, we have to examine only those authorities which lay down that the mere passing of an order for stay was sufficient to oust the authority of the executing Court to proceed with the execution.

9. The cases cited are numerous and are:

Foujdar Khan v. Bainee Doobey [1868] 3 Agra 398, Nonindh Singh v. Mt. Sohun Kooer [1872] 4 N.W.P. 135, Mianjan v. Man Singh [1878] 2 All. 686, Maijhar Singh v. Jhow Lal [1874] 6.N.W.P. 354, Sant Lal v. Umrao-un--nissa [1889] 12 All. 96, The Ganges Flour Mills Co. Ltd. v. Shadi Ram [1918] 16 A.L.J. 46, Sahu Nand Kishore v. Shadi Ram : AIR1926All457 .

10. I have examined each and every one of these cases, but I am not satisfied that any proper principle has been laid down in the cases which have been decided in a manner the appellant would want us to decide his case, In Calcutta there are two cases:

Bessesswari Chowdhurary v. Horro Sunder Mozumdar [1897] 1 C.W.N. 226, Hukum Chand Boid v. Kamalanand Singh [1906] 33 Cal. 927.

11. In Madras there are three cases:

Muthukumarasami v. Kuppusami Aiyangan [1909] 33 Mad. 74, Ramanathan Chetty v. Arunachellam Chetty [1915] 38 Mad. 766, Venkatachalapati Rao v. Kameswaramma [1918] 41 Mad. 151.

12. The Calcutta cases are conflicting. The two earlier Madras cases hold conflicting views and the law has been settled there by the Full Bench case in 41 Madras.

13. In the recent cases, in which it has been held that by the appellate Court making an order for stay, the lower Court's authority to execute its own decree is superseded, reliance has often been placed on American authorities and specially on Freeman's book. One of the learned Judges deciding the case in 41 Madras has pointed out that the American rule is based on the peculiar law obtaining in some of the States and is not a safe guide to us in India.

14. In such state of authority I think it safe to rely on general principles and on the language of the law. The law is contained in Order 41, Rule 5, Civil P.C. and lays down that the mere filing of an appeal shall not operate as a stay of proceedings, but the appellate Court may order stay of execution. Now, when an appellate Court orders stay of execution it gives a direction to somebody. The execution is not in the hands of the appellate Court. It has to tell the Court of first instance that it is to stay its hand in the execution of its decree. It necessarily follows that if the lower Court has no information of the orders of the appellate Court it cannot stay execution and the execution must proceed. What principle, then, there is on which we are bound to hold that, what was done in perfect good faith and in possession of clear jurisdiction becomes null and void solely because unknown to the Court below, an order had been passed. Taking analogy from general life; if A directs his agent B to purchase a ton of wheat from C and then countermands his order and if B, before he receives the subsequent order of A, makes the purchase from C. can it be contended with any show of reason that the purchase by B is not binding on A? The Court does nothing beyond selling the judgment-debtor's property on behalf of the judgment-debtor. It only carries out what the judgment-debtor, is morally bound to do. When a sale proclamation is made, it is announced to the world that, on such and such a day, such and such property would be sold to the highest bidder. The public are invited to come and bid. If an innocent third party makes the purchase, will there be any moral justification for the Court to say, later on, that he would not have his money's worth although he took so much trouble to procure the money, to come to the place of sale and to bid, simply because there was an unknown order passed before the sale? On moral grounds such a procedure will have to be condemned. In this connexion I would like to cite the observations of their Lordships of the Privy Council in the case of Kala Mea v. Harperink [1909] 36 Cal. 323. at the last page. Their Lordships clearly call the sale officer an accredited agent of the Court.

15. If, then, I am right in saying that stay order is nothing but an order directing somebody to do an act, that order can have no effect on the action of the person so directed, till the party has learnt what his instructions are. It is not merely sufficient to say that the officer conducting the sale is to be held blameless for his conduct. That goes without saying. There could be no possibility of charging such an officer with misbehaviour. We must go further and say that the act of the officer or the lower. Court is good and valid for the simple reason that they never knew that they were directed to act in a different way.

16. There is no question of any dignity of the appellate Court nor is there any question of jurisdiction involved. When the lower Court sells or delivers possession in execution of a decree, it commits no disrespect to the appellate Court, if it is not aware that the appellate Court has ordered otherwise. Our law does not take away the jurisdiction of the Court of first instance to execute its own decree, on the ground that an appeal has been filed. On the other hand, it positively affirms the proposition that such a jurisdiction subsists. The question has therefore to be decided on general principles and on a common sense view of things. It is true that certainty is very often convenient, but you cannot apply a rule like that every where. Instances may be found where it is dangerous to apply it.

17. In the case of the Ganges Flour Mills Co. Ltd. v. Shadi Ram [1918] 16 A.L.J. 46 a stay order was obtained on misrepresentation of facts, but the sale took place because the order could not be communicated in time to the proper quarters. The stay order was, later on, set aside on the ground that it had been obtained by fraud. It was held that the sale was good, in spite of the stay order. If the rule of certainty had been applied it should have been held that the sale was not good because there was the certain and clear order for its stay. The facts in the case of Sant Lal v. Umrao-un-nissa [1889] 12 All. 96 were different. In that case there was no order of the appellate Court, but the executing Court itself had ordered a stay at the last moment. It was held that the power of the sale officer to sell was derived from the Court and the Court's order of stay deprived him of that power. In this case, it is not necessary to say whether Sant Lal's case [1889] 12 All. 96 was rightly decided. But if it were necessary to decide the point, I should hold, with respect, that it did not lay down good law. It is undoubtedly true that the sale officer derives his authority to sell, from the Court. But so do all agents from the principal. But who has ever heard that the principal is not bound by the agent's act, if the agent is unaware of the fact that his authority has been revoked. A sale officer, acts on behalf of the Court and is to the extent of his duties clearly defined, the Court's agent. The Court is bound to confirm a sale except under circumstances well defined. It has no arbitrary power to set aside a sale under all circumstances. If, then, it is urged that the mere fact that a stay order (uncommunicated) was made, made the sale illegal, some better reason than this that the officer became functus officio, without his knowing this, must be found.

18. Broadly speaking, an order for stay of sale is passed by a Court executing a decree, on three grounds. First, where it is found on an enquiry under Order 21, Rule 58 of the Civil Procedure Code that the property attached and sold belongs to a third party. In such a case if the sale has really taken place, it will be set aside on the ground that the property sold did not belong to the judgment-debtor and that, therefore, the Court could not sell it. In such a case it will probably be open to the purchaser to have it established in a suit that the property did belong to the judgment-debtor and was rightly sold. The second case where the stay is ordered is where the Court is apprised of some serious defect in the proceedings. For example, it may be shown that the property has been materially misdescribed, or an incumbrance has been proclaimed that does not exist. In such cases, the sale would be set aside on the ground of material irregularity in publishing or conducting the sale, provided the defect has led to substantial loss in the price fetched. The third class is where the judgment-debtor appears late and either on part payment of the decree money or with the consent of the decree-holder, successfully persuades the Court to pass a stay order. In such cases there would be no ground for setting aside the sale.

19. A clear and substantial distinction must be drawn between cases where the decree-holder has made the purchase and where the purchaser is a third party acting in good faith. The decree-holder cannot shake off his character as such merely by reason of his auction-purchase, and he, is bound by all orders passed in the case. A stay order, therefore, will operate against him and it may be that a purchase by a decree-holder will be set aside on the mere ground of the passing of a stay order. On the same principle, where a sale is held in execution of an ex-parte decree, the fact that the decree was subsequently set aside at the instance of the defendant does not affect the title of a third party purchaser though it does affect the title of the plaintiff, if he makes the purchase. For a party to a proceeding must take subject to all orders passed in the case.

20. In the case in Sahu Nand Kishore v. Shadi Ram : AIR1926All457 , the decree-holder purchased one of the properties and the other was purchased by a third party.

21. On the above grounds I have no hesitation in holding that the lower Court was right and the appeal should be dismissed with costs, the sale being perfectly good.

Walsh, J.

22. I entirely agree for the reasons given by my learned brother and for those already given in our referring order.

Bannerji, J.

23. I agree that the sale was a good sale.


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