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Mohanlal Khushalbhai and ors. Vs. Yakubkhan Pirkhan - Court Judgment

LegalCrystal Citation
SubjectContract
CourtGujarat High Court
Decided On
Judge
Reported in(1965)6GLR817
AppellantMohanlal Khushalbhai and ors.
RespondentYakubkhan Pirkhan
Cases ReferredHarnath Kuar v. Indar Bahadur Singh
Excerpt:
- - section 8 requires a debtor or a creditor to make an application within thirty days from the date of a settlement for the recording of such settlement and provides for an enquiry to be made on the subject and on the court being satisfied about the points mentioned therein enjoins on the court to issue a certificate of settlement......original khata executed by yakubkhan and the entry on the credit side of that khata evidences the aforesaid settlement. ex. 63 is the new writing which parshottam executed in favour of khushaldas. parshottam paid the amount due under that writing after the aforesaid settlement had been arrived at between the parties. khushaldas did not appear in the b.a.d.r. court and consequently his application was dismissed for non-prosecution.the present suit was thereafter brought in 1954 by yakubkhan and parshottam for recovering the payment which parshottam had made under the new writing ex. 63. the suit was based mainly on the ground that the settlement arrived at between the three parties was void under section 10 of the relief act; that therefore the payment was made under a void transaction.....
Judgment:

N.M. Miabhoy, J.

1. This is a Second Appeal by the heirs of the original defendant, one Khushaldas Makandas. Respondents Yakubkhan Pirkhan and Parshottam Gopal were plaintiffs who brought Regular Civil Suit No. 44 of 1954 in the Court of the learned Civil Judge (Junior Division), Vyara, from out of which this Second Appeal arises. The main question which requires to be decided in the present appeal is whether Section 65 of the Indian Contract Act is or is not applicable to the facts of the present case. Those facts may be stated at first. On 17th September 1948, Yakubkhan, plaintiff No. 1, executed a Khata for Rs. 2,701/- in favour of Khushaldas, defendant. The parties were the resident of Vyara, which was then a part of the former Baroda State. After that State merged with the State of Bombay, the Bombay Agricultural Debtors* Relief Act, 1947, (hereafter called 'the Relief Act') was applied to the aforesaid territory sometime in 1950. Thereafter, Khushaldas made an application under the Relief Act for adjustment of the debt of Yakubkhan, however, at the same time, contending that he did not admit that Yakubkhan was a debtor within the meaning of the Relief Act and further stating that he had made the application for adjustment of Yakubkhan's debts only out of caution. TKe finding recorded by the learned appellate Judge is that Yakubkhan did not know that such an application had been made at the time when the settlement, presently to be referred to, was made between him and Khushaldas. On 22nd May 1951, when the aforesaid application was pending in the B.A.D.R. Court, a settlement was arrived at between Khushaldas, Yakubkhan and Parshottam, plaintiff No. 2, as a result of which the debt of Rs. 2.701/- due from Yakubkhan to Khushaldas was settled at Rs. 2,125/- and, in consideration of a Khata executed by Parshottam for that amount in favour of Khushaldas, Khushaldas discharged Yakubkhan of his liability under the debt. Ex. 62 is the original Khata executed by Yakubkhan and the entry on the credit side of that Khata evidences the aforesaid settlement. Ex. 63 is the new writing which Parshottam executed in favour of Khushaldas. Parshottam paid the amount due under that writing after the aforesaid settlement had been arrived at between the parties. Khushaldas did not appear in the B.A.D.R. Court and consequently his application was dismissed for non-prosecution.The present suit was thereafter brought in 1954 by Yakubkhan and Parshottam for recovering the payment which Parshottam had made under the new writing Ex. 63. The suit was based mainly on the ground that the settlement arrived at between the three parties was void under Section 10 of the Relief Act; that therefore the payment was made under a void transaction and that therefore Khushaldas was bound to pay the amount which he had received under that transaction. Khushaldas resisted the claim on a number of grounds all of which need not be stated in the Second Appeal. The learned trial Judge accepted the contentions of Yakubkhan and Parshottam and repelled these of Khushaldas and decreed the claim of Yakubkhan and Parshottam. Aggrieved by this decision Khushaldas preferred an appeal to the District Court at Surat the appeal being Regular Civil Appeal No. 26 of 1956. The appeal was decided by a learned Assistant Judge on 31st October 1957. He found that Yakubkhan was a debtor within the meaning of the Relief Act; and that the settlement aforesaid was procured by keeping Yakubkhan and Parshottam in darkness about Khushaldas having made an application under the Relief Act. He also found that the settlement was void and that under Section 65 of the Indian Contract Act Khushaldas was bound to refund the amount of Rs. 2 125 received by him from Parshottam. The present Second Appeal is directed against that decree of the learned Assistant Judge.

2. Before I mention the main point urged by Mr. Shah in support of this appeal I may dispose off a few subsidiary points which were urged by him. The first contention of Mr. Shah was that the finding of the learned Assistant Judge that Yakubkhan was a debtor within the meaning of the Relief Act was not supported by any evidence on record. In my judgment there is no merit in this contention. From the judgment of the learned Assistant Judge it appears that both the sides had adduced oral evidence on the subject. It is true that on the side of plaintiffs Yakubkhan alone went into the witness-box. But as against this Khushaldas who according to the learned Judge had personal knowledge on the subject did not go into the witness box but examined instead his son and one witness. The learned Assistant Judge has considered the oral evidence on both the sides and recorded a finding that the evidence given by Khushaldass son and his witness is not worthy of credence. The learned Judge then went on to consider the documentary evidence in support of Yakubkhans claim that he was personally cultivating a land during the relevant period. The documents considered by the learned Judge are Exs. 92 93 and 94 which are extracts from the combined register in respect of the relevant years. Two of those exhibits showed that some lands stood not in the name of Yakubkhan but they stood in the name of his father. The learned Judge has held that though this was so and the lands belonged to Yakubkhans father an inference can be drawn that Yakubkhan was personally cultivating the lands belonging to his father. Mr. Shah made some comments about this inference. He urged that the learned Judge had confounded the practice prevailing amongst Hindu families and thought that the same practice applies to a Mahomedan family. There is some force in this criticism of Mr. Shah. However the finding of the learned Judge is not merely based upon the aforesaid practice. The learned Judge has also taken into account Ex. 94 and has interpreted the document to mean that in the relevant years Yakubkhan was personally cultivating a piece of land with one Ayubkhan. Having regard to the aforesaid materials which the learned Judge had before him it is impossible to accept the contention of Mr. Shah that the aforesaid finding of the learned Judge was not supported by any evidence on record.

3. Before I mention the other points which Mr. Shah urged in support of the appeal I may first refer to Section 10 of the Relief Act on which the case of the two plaintiffs is based. That section enacts that Every settlement of a debtor due from a debtor to any creditor which is not certified by the B.A.D.R. Court under Section 8 or in terms of which no award has been made under Section 9 shall be void and shall not be recognised by any Court for any purpose whatsoever. On the facts found in this case there is no doubt whatsoever that the aforesaid settlement was not certified under Section 8 of the Relief Act. Section 8 requires a debtor or a creditor to make an application within thirty days from the date of a settlement for the recording of such settlement and provides for an enquiry to be made on the subject and on the Court being satisfied about the points mentioned therein enjoins on the Court to issue a certificate of settlement. There is also no doubt whatsoever that an award was not passed under Section 9 in terms of the aforesaid settlement. Therefore it cannot be denied and Mr. Shah does not deny this that the aforesaid settlement came within the mischief of Section 10 and was void on account of the contravention of that section. Mr. Shah conceded that if Parshottam had not honoured the writing Ex. 63 and if Khushaldas was required to file a suit to enforce the writing then having regard to the fact that the settlement was void the suit of Khushaldas would be dismissed. He conceded that because of the void nature of the transaction no relationship of debtor and creditor ever came into existence between Parshottam and Khushaldas. He also conceded that in law Yakubkhan would still be the debtor of Khushaldas and that if Khushaldas had pursued his application for adjustment of debt then the debt of Rs. 2 701 would have been required to be adjusted in accordance with law However Mr. Shah contended and this was his second contention that whilst all this was true when the settlement remained in an executory state once Parshottam discharged his obligation under the aforesaid writing Ex. 63 and made a payment then different considerations would arise and no resort needs to be made to Section 10 of the Relief Act. His argument was that there being a novatio between Parshottam and Khushaldas even if Parshottam made a payment under such a new transaction Parshottam had legally no remedy whatsoever for recovering back the amount paid under the void document. In my judgment in advancing this argument Mr. Shah ignores the provision contained in Section 65 of the Indian Contract Act. That section has been enacted to provide exactly for a contingency of this type. Therefore if Section 65 applies to the facts of the present case there is no merit in the aforesaid contention of Mr. Shah. I shall consider the arguments advanced by Mr. Shah against the application of Section 65 just in a moment.

4. The next contention of Mr. Shah was that Yakubkhan must be deemed to have knowledge that he was a debtor and that therefore the fact that the settlement was void could give no benefit whatsoever to Yakubkhan. In my judgment the argument is irrelevant. The void character of the settlement does not depend upon the knowledge of Yakubkhan that he was a debtor. I am assuming that Mr. Shah is right in making the assumption that Yakubkhan knew that he would be held to be a debtor even if he were to raise a contention before the special Court appointed under the Relief Act. Even supposing that Yakubkhan had such a knowledge and that knowledge would have the consequence which Mr. Shah contends for it is obvious that at the date of the settlement Yakubkhan could have had no knowledge about the void character of the document because Khushaldas had thirty days within which to make an application and obtain a certificate under Section 8 and it is quite clear that as and when the certificate is obtained under that section the settlement would be valid and binding upon the parties. Therefore in my judgment there is no substance also in the third contention of Mr. Shah

5. That brings me to the main contention of Mr. Shah. That contention is that both the lower Courts have erred in holding that Section 65 of the Indian Contract Act applies to the facts of the present case. Now that section deals with an agreement and a contract. I am not concerned with the provision contained in that section relating to a contract. The relevant part of the section which deals with an agreement is as follows: When an agreement is discovered to be void...any person who has received any advantage under such agreement...is bound to restore it or to make compensation for it to the person from whom he received it. Now the first contention which Mr. Shall raised was that the afore said section is not applicable to a transaction which is void ab initio. In Mr. Shahs submission the section applies only to a transaction which is discovered to be void meaning thereby that it applies to a transaction which acquires its void character after a valid agreement has come into being. This contention of Mr. Shah is opposed to a decision of Their Lordships of the Privy Council in Harnath Kuar v. Indar Bahadur Singh 50 Indian Appeals 69. In that case Their Lordships at page 75 after noting the distinction between the two expressions(i) agreement and (ii) contract as used in the Indian Contract Act and pointing out that Section 65 deals with (a) agreements enforceable by law and (b) agreements not so enforce able proceed to decide the point regarding the applicability of Section 65 by making the following observations:

An agreement therefore discovered to be void is one discovered to be not enforceable by law and on the language of the section would include an agreement that was void in that sense from its inception as distinct from a contract that becomes void.

But Mr. Shah contended that even if this was so the section would be inapplicable to those transactions which were void ab initio simpliciter and which transactions cannot be stated to have bee discovered to be void at some mater stage. In support of this Mr. Shah cited a number of authorities specially those arising under Sections 23 and 24 of the Indian Contract Act in which it was held that the mere fact that a transaction is void ab initio under Section 23 or Section 24 would not attract the provisions of Section 65 and entitle the party to refund the advantage under that section. It was held in those cases that where a party is entitled to refund an advantage or not would depend upon whether that party was or was not in pari delicto or similar other principles which are applied by Courts. In fact Mr. Shah urged that in the case of Harnath Kuar already referred to Their Lordships themselves had after making the aforesaid observations proceeded to further observe that in the case before them the agreement had been discovered to be void. In view of the aforesaid series of authorities some of which are found to be collected by Pollock and Mulla in their commentary Eighth Edition from page 390 onwards I do not propose to examine in detail for the present unless it is necessary to do so the contention of Mr. Karlekar that having regard to the language used in Section 65 equitable principles have no place whatsoever in the application of that section. In my judgment though the aforesaid settlement was void ab initio it could be said also to be discovered to be void. It is quite clear that settlement would be void under Section 10 only under two contingencies: firstly the debtor whose debt is being settled is a debtor within the meaning of the Relief Act and secondly that the settlement is not certified under Section 8 or in terms of which no award is made under Section 9. Even assuming that two of the aforesaid parties namely Yakubkhan and Khushaldas did know that Yakubkhan was a debtor and the fact that Parshottam did not know that fact is of no legal consequence it is quite clear that all the aforesaid three parties including Yakubkhan and Khushaldas would not come to know that the transaction was void until thirty days expire which is the period of limitation prescribed for making an application under Section 8 or until if such an application comes to be made the same comes to be rejected by a competent Court. It is only if any one of the last two contingencies happens that the transaction would become void ab initio. Therefore in my judgment having regard to the aforesaid facts and law it can be with great justification postulated of the aforesaid transaction that it was after the expiration of thirty days discovered to be void within the meaning of Section 65 and therefore that section applies in terms and was rightly so held applicable by the two lower Courts.

6. But Mr. Shah has one more objection. He contends that Section 65 is applicable only to those transactions which are still at an executory stage and does not apply to executed contracts. In my judgment the argument has no merit whatsoever in any case so far as agreements which are void ab initio are concerned. The argument is opposed to both the express language used in Section 65 and the scheme of the Contract Act. If an agreement is void ab initio then it has no legal existence from the commencement and therefore when an action is brought under Section 65 for enforcing the right conferred in respect of a void agreement it is quite clear that the action is brought on the basis that the agreement had never ripened into a contract. Though the parties purported to enter into a contract in the sense that one had made a promise which the other had accepted In the eye of law in the case of such a transaction there is no valid contract which can be enforced by one or the other party to the contract. In that view of the matter in my judgment it is not necessary that when a suit is based upon the first part of Section 65 already reproduced the agreement must be at an executory stage and that it does not apply when the agreement has been exhausted. In fact in terms the section provides that when any benefit is received under such a void agreement the same must be refunded. For the aforesaid reasons in my judgment there is no substance in any of the contentions raised by Mr. Shah and appeal deserves to be dismissed with costs. Appeal dismissed with costs.


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