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Sube Singh and anr. Vs. Kanhaya and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily;Property
CourtSupreme Court of India
Decided On
Judge
Reported in[1964]2SCR899
ActsCustomary Law
AppellantSube Singh and anr.
RespondentKanhaya and ors.
Cases ReferredBudal v. Kripa Ram
Excerpt:
.....entries not to be followed - nothing was there in 'riwaj-i-am' entries - nothing in records that holder of an ancestral property having a son was different in this regard from that of holder without one - held, 'jat' holder had unrestricted power to alienate ancestral land for consideration. - sections 2(10), 2(14), 2(21), 10 & 14: [s.b.sinha & v.s.sirpurkar,jj] driving licence-there is a distinction between light motor vehicle and transport vehicle . a transport vehicle may be light transport vehicle, but for purpose of driving same, a distinct licence is required to be obtained sections 147, 2(14) & 3 :[s.b.sinha & v.s.sirpurkar,jj] liability of insurer deceased died in mini auto accident - driver of offending vehicle had licence to drive light motor vehicle and not transport..........is not in dispute that the lands are ancestral and that the parties are jats of jhajjar tehsil in rohtak district. the only question is as to the existence of a custom giving a jat, holding agricultural ancestral lands in jhajjar tehsil in district rohtak in punjab, free power to transfer them for consideration.3. the trial court and the high court of punjab in first appeal, held that there was such customary power. indeed, in view of the large number of decisions in which it has been consistently held that a sale or mortgage of ancestral land by a holder is not liable to be set aside at the instance of his sons or other reversionary heirs, unless the transaction was for immoral purposes, it is impossible to take any other view.4. we were referred to over a dozen cases and we are sure.....
Judgment:

Sarkar, J.

1. The appellants are the sons of Umed Singh, one of the respondents in this appeal. They filed a suit for a declaratory decree that the sale of certain lands by their father Umed Singh was void against them and the other reversionary heirs. The contesting respondents are the purchasers of the lands from the father.

2. It is not in dispute that the lands are ancestral and that the parties are Jats of Jhajjar Tehsil in Rohtak District. The only question is as to the existence of a custom giving a Jat, holding agricultural ancestral lands in Jhajjar Tehsil in District Rohtak in Punjab, free power to transfer them for consideration.

3. The trial Court and the High Court of Punjab in first appeal, held that there was such customary power. Indeed, in view of the large number of decisions in which it has been consistently held that a sale or mortgage of ancestral land by a holder is not liable to be set aside at the instance of his sons or other reversionary heirs, unless the transaction was for immoral purposes, it is impossible to take any other view.

4. We were referred to over a dozen cases and we are sure there are more. The earliest of these was decided in 1913 and the latest in 1956. Excepting in one case to which we shall later refer, nowhere has it been held that the transfer by way of a sale or mortgage of ancestral property by a holder is liable to be set aside at the instance of a son or a reversionary heir unless the transaction had been for immoral purposes. The present is not a case of that kind for though the appellants alleged that the sale was for immoral purposes it has been found that it was not so. We may refer here to some of these cases : Telu v. Chuni 231 P.L.R. 1913., Giani v. Tek Chand I.L.R. (1923) Lah. 111., Behari v. Bhola I.L.R. 1933 Lah. 600., Abdul Rafi Khan v. Lahshmi Chand I.L.R. (1935) Lah. 505., Ram Datt v. Khushi Ram A.I.R. (1935) Lah. 692., Pahlad Singh v. Sukhdev Singh A.I.R. (1938) Lah. 524. Sohan Lal v. Rati Ram [Regular Second Appeal 136 of 1943 (Unreported) Pb.H.C.] and Suraj Mal v. Birju [Civil Regular Second Appeal No. 693 of 1952 (Unreported) Pb.H.C.].

5. Learned counsel for the appellants contended that none of these cases dealt with the custom existing in Jhajjar Tehsil and, therefore, they could not be authorities on which the present case could be decided. We have first to observe that this statement is not correct for the case of Pahlad Singh v. Sukhdev Singh A.I.R. (1938) Lah. 524., dealt with the custom in Jhajjar Tehsil. That appears from the judgment of the District Judge in that case which is Exh. D. 5 in this case. Furthermore, we notice that many of the cases to which we have earlier referred treated the custom giving the holder unrestricted right to transfer ancestral property for consideration, as existing in the whole district of Rohtak : see for example, Telu v. Chuni 231 P.L.R. 1913. and Sheoji v. Fajar Ali Khan 230 P.L.R. 1913.. It also appears from the Riwaj-i-am for Rohtak District recorded in Joseph's Customary Law Manual, vol. XXIII p. 50, compiled at the settlement of 1909 that 'the power of alienating for consideration is far wider than in the Punjab proper.' In view of all this we think that the Courts below were not in error in holding that the Jats of Jhajjar Tehsil in Rohtak District had unrestricted power to transfer land for consideration provided of course the transfer was not for immoral purposes.

6. Learned counsel for the appellants then contended that most of the cases on which the respondents relied were cases of sonless holders and even if these cases were rightly decided, those which recognised unrestricted power in the case of a holder having a son were not justified by the Riwaj-i-am entries and should not be followed.

7. We are unable to accept this contention. We find nothing in the Riwaj-i-am entries which would show that the decisions were not justified. In Joseph's Manual it is said that 'a sonless proprietor has full power to alienate his property by sale or mortgage even if there is no necessity'. It is true that it has also been said there that 'whether a proprietor with sons has the same power is a more doubtful case.' In spite of this, however, the Courts have since 1913 consistently held that the power of a holder even where he has sons to alienate ancestral property for consideration is unrestricted. It is not now possible nor would it be right to upset the law settled by these decisions on the slender ground of the doubt expressed in Joseph's Manual. In Tupper's Statements of Customary law vol. 2, dealing with Rohtak District, it has been said at p. 178 that 'it is quite common for people to sell or mortgage their land. In cases of sale, the right of pre-emption is observed' : (paragraph 25). This statement makes no distinction between the cases of a man with a son and one without a son. We find nothing in the records if custom to which our attention has been drawn to justify the view that the case of the holder of an ancestral property having a son is different in this regard from that of a holder without one. Furthermore, it would be strange if the existence of sons made any difference that the point was not noticed in any of the very large number of cases dealing with the custom. We think that there is a great deal to be said in favour of the contention of Mr. Achhru Ram that the restriction on the power to alienate where it exists is based on the agnatic theory and therefore, no distinction can be made between a sonless holder and a holder having a son : see Gujar v. Sham Das 107 P.R. 1887..

8. We come now to the only case which takes a different view and on which the appellant naturally laid great stress, namely, Budal v. Kirpa Ram 76 P.R. 1914.. That was a case of a sonless holder. It was held that among Jats in the Rohtak District there was no unlimited power in holders of ancestral property to alienate it. This case has however not been followed in any of the subsequent decisions and in most cases its authority has been discounted. That we think is enough to prevent us at his distance of time from reviving the view taken in that case. Furthermore, as was pointed out, this case does not refer to the earlier authorities, for example, Telu v. Chuni 231 P.L.R. 1913.. The only authority to which it refers is Tupper's Customary Manual, but the view expressed there was not accepted as sufficient authority because in the introduction Tupper said (p. 173), that Mr. Purser who gave him the paper from which he prepared his record 'did not consider that it can be relied on in doubtful points'. This is hardly any reason for there was nothing to show that the customary power was doubtful. It would thus appear that the decision in Budal v. Kripa Ram 76 P.R. 1914. was not a satisfactory one.

9. In this view of the matter we think that the learned Subordinate Judge and the High Court came to the correct conclusion that in Jhajjar Tehsil a Jat holder had unrestricted power to alienate his ancestral land for a consideration.

10. The appeal is dismissed with costs.


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