Skip to content


Daleep Singh Vs. Khurshed Husain - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in68Ind.Cas.747
AppellantDaleep Singh
RespondentKhurshed Husain
Excerpt:
court of wards act (iv of 1912), section 45 - ward of court, death of--property retained under superintend, case by court of wards-successor of ward, whether disqualified from incurring liability. - - 5. it does not disqualify such a success or from incurring any liability which might affect the property after those debts and liabilities have been discharged......of such pre party while it remains under the superintendence of the court of warde, nor shall any debts or liabilities previously incurred by any person who has so succeded be chargeable on such property until the debts and liabilities due by the court of wards have been discharged.5. it does not disqualify such a success or from incurring any liability which might affect the property after those debts and liabilities have been discharged.6. section 37 has no application because that section is applicable in terms to wards, as defied by section 3. a ward is a disqualified proprietor whose person or property or any part of whose property is under the superintendence of the court of wards. the disqualification is declared under section h. the defendant was never so declared. he made no.....
Judgment:

1. This appeal arises out of a suit brought by the plaintiff-appellant for the recovery of money due on account of cloth supplied and money borrowed by the defendant, The defence, go far as it is material for the purpose of this appeal, was that the defendant was, at the time of the alleged transactions a ward of the Court of Wards and, therefore, incompetent to enter into a contract, to make him pesunierily liable, under Section 37 of the Court of Wards Act.

2. The Court of first instance decreed the claim; but the lower Appellate Court set aside the decree. The view taken by the Court of first instance was that the defendant was a ward as regards the property which he had inherited from Musammat Ahmadi Began) but Was not a ward as regards the property which he Owned in his Own right. The lower Appellate Court, however, held that he was a ward with respect to both the properties.

3. It appears that Musammat Ahmadi Begam was the owner of certain property, the superintendence of which was taken over by the Court of Wards on the 22nd August 1911. She died in 1913 leaving certain heirs, one of whom was the defendant. The Court of Wards retained the property of Mussmmat Ahmadi Begam under its superintendence under Section 45, because the debts due by the deceased had not been till then discharged. The property was eventually released on the 7th June 1918. The debts, not in question, had been incurred by the defendant between the 24th September 1916 and the 3th December 1916. Section 45 of Act IV of 1912 lays down that:

When a ward dies...before the liquidation is completed of the debts and liabilities with which the property is charged, the Court of Wards may either release such property or may retain it under its superintendence until such debts and liabilities have been discharged.

4. It further declares that:

If the Court of Wards retains the Superintendence of, the person who has succeeded to the property...shall not be competent to transfer or create any charge on, or interest in, any part of such pre party while it remains under the superintendence of the Court of Warde, nor shall any debts or liabilities previously incurred by any person who has so succeded be chargeable on such property until the debts and liabilities due by the Court of Wards have been discharged.

5. It does not disqualify such a success or from incurring any liability which might affect the property after those debts and liabilities have been discharged.

6. Section 37 has no application because that section is applicable in terms to wards, as defied by Section 3. A ward is a disqualified proprietor whose person or property or any part of whose property is under the superintendence of the Court of Wards. The disqualification is declared under Section H. The defendant was never so declared. He made no application under Section 10. The property inherited by the defendant from Musammat Almadi Begam was under the superintendence of the Court of Wards but only for a specific purpose, namely, for the discharge of the debts and liabilities witch were due by Musammat Anmadi Begam at the time when the estate was taken over under its superintendence by the Court of Wards. After these debts were discharged and the estate was released, any liability, incurred by the successors of the lady, might be enforceable, except in so far as that liability creates a charge on the, property which witch under the superintendence of the Court of Wards while such debts and liabilities had retrained undercharged.

7. The view taken by either of the Courts below cannot, therefore, be upheld. Tie defendant was not a ward of the Court, so is to disqualify him from entering into a pecuniary obligation of a kind, not forbedden by Section 45, that is, of the nature of a simple money delt or liability, cot amounting to a charge on at y portion of the property which was under the superintendence of the Court of Wards.

8. In the lower Appellate Court no other plea was preyed. We allow the appeal accordingly and setting aside the decree of the lower Appellate Court, restore that: of the Court of first instance with costs, including in this Court fees on the higher scale.


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