Skip to content


Bahadur Singh and ors. Vs. Lachman Prasad - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All884
AppellantBahadur Singh and ors.
RespondentLachman Prasad
Excerpt:
pre-emption - causeof action--conditional sale--second appeal--act x of 1877(civil procedure code), sections 542, 584, 587. - - the clause in the wajib-ul-arz, but only failed to redeem it from mortgage4. 8. the second question for my consideration is not without difficulty, though the equities are clearly in favour of the view taken by pearson, j. if i fail to do so and do not get the mortgaged property freed from the mortgage, this mortgage-deed shall be considered as a conditional sale-deed and the mortgage-money a consideration therefor, and the mortgagee shall take proprietary possession of the property......of such judges.if there be no such majority which concurs in a judgment varying or reversing the decree appealed against, such decree shall be affirmed:provided that if the bench hearing the appeal is composed of two judges belonging to a court consisting of more than two judges, and the judges composing the bench differ in opinion on a point of law, the appeal may be referred to one or more of the other judges of the same court, and shall be decided according to the opinion of the majority (if any) of all the judges who have heard the appeal, including those who first heard it.when there is no such majority which concurs in a judgment varying or reversing the decree appealed against, such decree shall be affirmed.the high court may form time to time make rules consistent with this.....
Judgment:

Pearson, J.

1. But the material point for determination in my opinion is whether a valid cause and right of action accrued to Jagraj Singh on the 13thFebruary 1875, and that question I am free and competent to consider under Section 542 of the Procedure Code. I observe that the sale of umeda Singh's share to the defendant did not take place on that date. his share had been sold conditionally, it is true, so long before as the 3rd of May 1867. What happened on the 13th February 1875, was merely that the sale became absolute. No fresh transfer was made, but the character of the transferee's possession was modified by the operation of the terms on which the original transfer had been made. The transaction commenced on the earlier and came to an end on the latter date. no new transaction was effected on the latter. The clause in the wajib-ul-arz, but only failed to redeem it from mortgage4. he was not when the year of grace was expiring in a position to offer the property to Jagraj Singh. He could not have empowered Jagraj Singh to redeem it as his substitute. At the time of conditional sale it is not shown that any right of pre-emption was possessed by the proprietors of mauza Tikarbhan. I conclude, there fore, that the present suit is unmaintainable, and I would decree the appeal without costs, reversing the lower Appellate Court's decree and restoring that of the Court of First Instance.

Spankie, J.

2. I regret that I cannot agree with Mr. Justice Pearson in the latter part of his judgment. The objection taken by my honourable colleague is not one taken by the appellant in the Court below, nor indeed in this Court. I admit that under Section 542 the Court is not confined to the rounds set forth in the memorandum of appeal. But the chapter in which the section is found refers to appeals from original decrees. I am aware that Section 587 of Act X of 1877 provides that the provisions of Chapter XII should apply as far as may be to appeals from appellate decrees. But the words ' as far as may be' are of importance, and they should be considered with reference to Section 584, clauses a, b and c. On no other grounds than those allowed by the section oes a second appeal lie. the objection on which my honourable colleague elies was not, as we have seen, raised below, and I doubt whether we can now set aside the Judge's decision solely upon the objection taken by my colleague. i certainly think it was for the appellant to urge that there was no valid cause and right of action on the grounds taken by my honourable colleague, and it was not for the Court to make the objection in second appeal. But, however this may be, I go further, and would say that there was no sale without power of redemption until the foreclosure had been completed, and defendant had obtained a decree for possession as owner. Until these conditions had been fulfiled the transaction was one of mortgage and a power of redemption remained. After these conditions had been fulfilled and rendered valid by decree of Court, the transaction once partaking of a double character became a single one, and an absolute sale and possession was given under the sale-deed. On this the plaintiff's cause of action arose, and under the terms of the administration-paper, he was at liberty to bring or continue this suit.

3. I would remand the appeal to enable the Judge to determine the amount of the sale-consideration on payment of which the plaintiffs would be entitled to obtain the property in suit, and to fix a period within which that amount should be paid. When the lower Appellate Court returns the finding on this point, one week may be allowed for objection, and on its expiration I would dispose of he appeal.

4. The case, in consequence of the difference of opinion between Pearson J., and Spankie, J., was referred, under Section 575 *, Act X of1877, to Straight, J., who delivered the following Judgment:

Straight, J.

5. This appeal has been referred to me by order of the learned chief Justice under Section 575 of the Civil Procedure Code, in consequence of a difference of opinion on points of law between Pearson, J., and Spankie, J., composing the division Bench before whom the case originally came.

6. The two questions properly arising out of this reference appear to be as follows:--(i) Was it competent for Pearson, J., to dispose of the appeal on a point of law not taken in the Courts below nor raised by the appellant's pleas? (ii) If it was competent for him so to do, has he held rightly in decreeing the appeal, on the ground that no cause of action ever accrued to the plaintiffs respondents, upon which they were entitled to maintain a suit for pre-emption?

7. Upon the first of these two points I think it was competent for Pearson, J,. to entertain the objection that the suit could not be sustained, in the absence of any cause of action having arisen to the plaintiffs, even though such objection had not been taken in the lower Courts, and was not urged in the grounds of appeal. It is argued for the appellant that both in his original statement of defence and in the second of his pleas to this Court he substantially, if not specifically, called the plaintiff's title to sue in question. But whether this be so or not, I think that the terms of Section 542 of the civil Procedure code, so far as they are applicable to second appeals, allow the Appellate court a discretion, of which Pearson, J., was in my opinion fully justified in availing himself. The point upon which his judgment is based is purely one of law and it arises directly upon the facts which are admitted and about which there can be no contradiction or controversy. Many cases might occur in which a careless and unreflecting use of Section 542 would cause hardship and injustice, but in the present instance the objection is simply a legal one, aiming directly at the status of the plaintiff to come into Court at all. Such an objection it seems impossible for the Court to avoid taking cognizance of in special appeal, even though it be raised for the first time at the hearing, any more than it could disregard a new point as to limitation or want of jurisdiction.

8. The second question for my consideration is not without difficulty, though the equities are clearly in favour of the view taken by PEARSON, J. The mortgage or conditional sale-deed of the 3rd May 1867, executed by Umeda Singh to the defendant-appellant, Lachman Prasad, for Rs. 700, charges his two-anna share in mauza Tikarbhan for three years on condition that the principal sum and interest shall be paid 'within the said term, on the last day of the said term: if I fail to do so and do not get the mortgaged property freed from the mortgage, this mortgage-deed shall be considered as a conditional sale-deed and the mortgage-money a consideration therefor, and the mortgagee shall take proprietary possession of the property.' From this it will be seen that the Rs. 700 with interest was to be repaid on or before the 3rd May 1870, and then, if the mortgagor made default, the mortgagee was competent at once to take foreclosure proceedings to convert the conditional sale into an absolute one No doubt Umeda Singh remained in possession until he was ousted by Lachman Prasad under process of law, and till the final order in the foreclosure proceedings was passed he still had his equity of redemption, but all this same time Lachman Prasad had his equitable rights and interests over the property pledged with him as security, and after the three years had expired and default had been made by the borrower, the only alternative open to Umeda Singh was to pay the money within one year from the date of receiving notice of foreclosure, otherwise Lachman Prasad's proprietary title would by efflux of time become completely established. At the time Umeda Singh signed the wajib-ul-arz he could not put the land, in which Lachman Prasad was jointly interested with him, under disabilites, and conditions, so to speak, of which the mortgagee had neither notice nor knowledge, nor could he make any contract which could have the retrospective effect of rendering an agreement he had already entered into incapable of fulfilment, in that other persons were to have a priority of right to purchase over the head of his conditional vendee. Whether the plaintiffs lay their cause of action as having arisen on the 13th February 1875, when the foreclosure proceedings became final, or on the 26th' September 1875, when the defendant-appellant obtained possession, can make no difference. Umeda Singh had 'no share' to offer for sale, pursuant to the terms of the wajib-ul-arz, and he was not in a position to fulfil its- conditions, for all that remained to him till the 13th February 1875, was his equity of redemption, which then became irretrievably lost. There was in effect no sale on that date is respect of which the plaintiffs could set up a right of pre-emption; all that took place was that the conditional vendee by operation of law became an absolute proprietor.

9. I am, therefore, of opinion that the view of Pearson, J. is correct upon both points referred to me, and I concur in his order that the appeal should be decreed and the decision of the first Court restored without costs.

*Decision when appeal is heard by two or more judges.

Section 575:--When the appeal is heard by a bench of two or more Judges, the appeal shall be decided in accordance with the opinion of such Judges or of the majority (if any) of such Judges.

If there be no such majority which concurs in a Judgment varying or reversing the decree appealed against, such decree shall be affirmed:

Provided that if the bench hearing the appeal is composed of two Judges belonging to a Court consisting of more than two Judges, and the Judges composing the bench differ in opinion on a point of law, the appeal may be referred to one or more of the other Judges of the same Court, and shall be decided according to the opinion of the majority (if any) of all the Judges who have heard the appeal, including those who first heard it.

When there is no such majority which concurs in a judgment varying or reversing the decree appealed against, such decree shall be affirmed.

The High Court may form time to time make rules consistent with this Code to regulate references under this section.]


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //