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Hans Raj and ors. Vs. Musammat Somni - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in67Ind.Cas.314
AppellantHans Raj and ors.
RespondentMusammat Somni
Cases ReferredBhagwat Dayal Singh v. Ram Ratan Sahu
Excerpt:
hindu widow - alienation without legal necessity--alienee building on land alienated, position of--transfer of property act (iv of 1882), section 51, application of. - - it applies only to the case of a transferee of immoveable property, who makes any improvement in the property, believing in good faith that he is absolutely entitled thereto. the mortgagee cannot be said here to have acted in good faith in dealing wish such a widow so as to affect more than her life interest......enclosure was allotted to the share of musammat pati. on the 7th of september 1914 musammat pati mortgaged that land with hansraj for rs. 150 stating that rs. 25 out of the same were required for the repairs of her own dwelling house and rs. 125 for giving a caste dinner in connection with the death ceremonies of her husband. her husband had died about 4 years earlier. the court of first instance found that rs. 25 had been borrowed for the purpose of repairing the dwelling house occupied by musammat pati, which was in a dilapidated condition, but there was no legal necessity for borrowing rs. 125 for giving a cane dinner. it, however, awarded rs. 600 to the mortgagee on a count of the cost of constructing a house over the disputed land after the mortgage. on appeal the additional.....
Judgment:

1. The dispute in this appeal relates to a house situated in Gorakhpur city. The house was originally an enclosure, belonging to Chunni. Chunni died leaving two widows, Musammat Pati and Musammat Somni, and a daughter, Musammat Ganga Dei. In 1910 a partition took place whereby the disputed enclosure was allotted to the share of Musammat Pati. On the 7th of September 1914 Musammat Pati mortgaged that land with Hansraj for Rs. 150 stating that Rs. 25 out of the same were required for the repairs of her own dwelling house and Rs. 125 for giving a caste dinner in connection with the death ceremonies of her husband. Her husband had died about 4 years earlier. The Court of first instance found that Rs. 25 had been borrowed for the purpose of repairing the dwelling house occupied by Musammat Pati, which was in a dilapidated condition, but there was no legal necessity for borrowing Rs. 125 for giving a cane dinner. It, however, awarded Rs. 600 to the mortgagee on a count of the cost of constructing a house over the disputed land after the mortgage. On appeal the Additional District Judge came to the conclusion that there was no legal necessity whatever for the mortgage and that the mortgage) was not entitled to claim the cost incurred by him in constructing a house on the disputed land. He accordingly allowed the claim and directed the defendant to remove the materials of the house constructed by him, within two months from the date of the decree. The defendants have come here in second appeal and the main points argued on their behalf are: (1) that on the facts found the mortgagee was entitled to claim Rs. 150, the entire amount lend by him to Musammat Pati, and (2) that in any event he was entitled to the value of the improvements made by him under Section 51 of the Transfer of Property Act (Act IV of 1882).

2. With regard to the first point it is stated by the learned Additional District Judge that Musammat Pati's means ware sufficient to enable her to repair the house, which she was occupying, and that the taste dinner had already been given by Mussammat Somni within a fortnight of the death of her husband. In view of those facts it can hardly be said that there was any legal necessity for Musammat Pati to have borrowed the money for repairing: the house or to give another dinner to the people of her case in response to their wishes in the matter. The learned Additional District Judge observes that it was usual and perhaps the duty of the widows to give a caste dinner soon after the death of their husband and that such a feast had been given by Musammat Somni. We are not, therefore, in a position to say that a second feast was necessary an I that the mortgage was justified.

3. With regard to the second point, Section 51 of the Transfer of Property Act has no application. It applies only to the case of a transferee of immoveable property, who makes any improvement in the property, believing in good faith that he is absolutely entitled thereto. But in the case of a Hindu widow a person dealing with her would ordinarily know that she has only a life-interest and he can reasonably be expected to make enquiries as to whether there was any legal necessity for the mortgage and whether the widow had any right to make the transfer. The mortgagee cannot be said here to have acted in good faith in dealing wish such a widow so as to affect more than her life interest. The learned Counsel for the defendant appellants relies on the decision in Bhagwat Dayal Singh v. Ram Ratan Sahu 65 Ind. Cas. 69 : 20 A.L.J. 26 : 26 C.W.N. 257 : (1922) M.W.N. 102 : 35 C.L.J. 121 : 42 M.L.J. 243 : 4 U.P.L.R. (P.C.) 7 : 24 Bom. L.R. 336 : 3 P.L.T. 229 : 15 L.J.W. 481 (P.C.), but in that case the sale was held to have been partially made for legal necessity, and the improvements made consisted of the erection of seven or eight big tanks and the construction of a dyke for the purpose of irrigation, which had the effect of permanently increasing the rental value of the disputed property. Musammat Pati is dead and her interest has reverted now to the plaintiff by survivorship. It is no necessary to enter into the other questions raised in this appeal.

4. The learned Counsel for the defendants-appellants asks for three months time for removing the materials of the house constructed by the defendant-appellants.

5. The appeal in dismissed except in so far that we extend the time for the removal of the materials to three months from the data of the decree of this Court. The defendant-appellants will bear their own costs and pay those of the plaintiff-respondent.


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