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Ram Raj Tewari Vs. Sheoraj Saithwar and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtAllahabad
Decided On
Reported inAIR1929All663
AppellantRam Raj Tewari
RespondentSheoraj Saithwar and ors.
Cases ReferredRam Saran Das v. Bhagwat Prasad
Excerpt:
- - thus at the time when the sale-deeds were executed as well as at the time when the suits were filed ram raj tewari had a preferential right as against sheoraj and others to pre-empt this property. but the rival pre-emptors are also impleaded as proforma defendants and no decree for pre-emption can be passed in favour of ram raj tewari unless the court is satisfied that he has a subsisting right to obtain the decree at the date when that decree is to be passed......suits sheoraj and others acquired a share in khata no. 3 also by virtue of a decree of a civil suit dated 26th february 1926. on that date they all became equally entitled to pre-empt the property.2. the court of first instance passed its decree on 27th march 1926 and held that ram raj tewari had a superior right to pre-empt the entire property in preference to sheoraj and others. it accordingly gave ram raj tewari a decree for the whole of the property in the first instance. on appeal the learned district judge has taken a contrary view and has held that the crucial date in such cases is the date of the first court's decree and that inasmuch as on that date all the rival claimants had equal rights there was no preference inter se. he has accordingly divided the property equally.....
Judgment:

1. This is a plaintiff's appeal arising out of a suit for pre-emption. It is connected with second appeal No. 753 of 1927 arising out of a rival suit. On 14th November 1924, two sale-deeds were executed of shares in khata No. 3 in the mahal in favour of strangers. Suit No. 770 was instituted by Sheoraj and others for pre-emption. These plaintiffs were cosharers in the mahal but not cosharers in khata No. 3. Subsequently one more suit No. 800 was filed by Ram Raj Tewari to pre-empt the same properties. This plaintiff was a cosharer in khata No. 3, also. Both these suits were connected and the plaintiffs in one suit were impleaded as pro forma defendants in the other suit. Thus at the time when the sale-deeds were executed as well as at the time when the suits were filed Ram Raj Tewari had a preferential right as against Sheoraj and others to pre-empt this property. But during the pendency of these consolidated suits Sheoraj and others acquired a share in khata No. 3 also by virtue of a decree of a civil suit dated 26th February 1926. On that date they all became equally entitled to pre-empt the property.

2. The Court of first instance passed its decree on 27th March 1926 and held that Ram Raj Tewari had a superior right to pre-empt the entire property in preference to Sheoraj and others. It accordingly gave Ram Raj Tewari a decree for the whole of the property in the first instance. On appeal the learned District Judge has taken a contrary view and has held that the crucial date in such cases is the date of the first Court's decree and that inasmuch as on that date all the rival claimants had equal rights there was no preference inter se. He has accordingly divided the property equally among all the pre-emptors.

3. It seems to us that the view taken by the lower appellate Court is correct. As has been held by a Full Bench of this Court in the case of Ram Saran Das v. Bhagwat Prasad : AIR1929All53 , no decree for pre-emption can be passed in favour of any person unless he has a subsisting right of pre-emption at the time of the decree. So that if either by loss of his own right or by an acquisition of a right by the defendant the preference is destroyed by the time the decree comes to be passed the plaintiff ceases to be entitled to such a decree. In the present case no doubt all the rival pre-emptors had a subsisting right of pre-emption as against the vendees. But the rival pre-emptors are also impleaded as proforma defendants and no decree for pre-emption can be passed in favour of Ram Raj Tewari unless the Court is satisfied that he has a subsisting right to obtain the decree at the date when that decree is to be passed. Inasmuch as Ram Raj Tewari has lost his preference as against Sheoraj and others it seems to us impossible to pass a decree in favour of Ram Raj Tewari and others for a share as regards which he has no preference compared with Sheoraj and others. Although Section 19 does not in express terms apply to the case of rival pre-emptors the interpretation which has been put upon it and which requires that the right of preference of the plaintiff should subsist till the time of the decree makes this view consistent with the ruling in the Full Bench case.

4. It may further be pointed out that Section 13 which lays down that where two or more persons claiming (pre-emption) are equally entitled to pre-emption, the property shall be equally divided between them, uses a present tense and not a past tense. That section cannot be interpreted to mean that they must have been equally entitled to pre-emption on the date of the sale-deed. That the date of the sale-deed is not the absolute crucial date in suits for pre-emption is apparent from the provisions of Section 20 in which a subsequent acquisition by the purchaser places him on the same footing as the pre-emptor. Although the case is not free from difficulty we hold that the view taken by the lower appellate Court is correct. Ram Raj Tewari not having any preferential right as against Sheoraj and others at the time of the decree is only entitled to share the property equally, and not to claim the whole. 'We, therefore, dismiss this appeal.


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