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Prahhala Pullamma Vs. Garlapati Bradosham and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1895)5MLJ148
AppellantPrahhala Pullamma
RespondentGarlapati Bradosham and ors.
Cases ReferredBindu Bashini Dasi v. Pearl Mohun Bose I.L.R.
Excerpt:
- - 2. the plaintiff, however, failed to, get possession. the lower courts were therefore right in holding that the plaintiff's vendor, by the partition made under the settlement of the deputy collector, obtained a good and valid title to the lands in question not only against the 5th' defendant but also against the 7th defendant his mortgagee......that might be wholly and entirely their own, the,mortgage which was only an accessory to the debtor's right, implied likewise the same condition and affected only that which should fall to the debtor's share, the portions of the others remaining free to them. but if in the partition there was any fraud committed, the creditor might procure a redress of what has been done to his prejudice.8. this is the view adopted by the privy council in byjnath lall v. reemoodeen (1874) l.r. 11 a. 106 and followed by macpherson and beverley,-j.j., in hem chunder ghose v. thako moni debi i.l.r. (1998) c. 533 case very similar to the present. the lower courts were therefore right in holding that the plaintiff's vendor, by the partition made under the settlement of the deputy collector, obtained a.....
Judgment:

1. Burra Surya Naraina, the 5th defendant, one Thamrna Narasimnian and certain others jointly applied to the revenue authorities and obtained from them some waste lands which belonged to the Government. They proceeded ,to make a division of the property. But disputes having arisen among them, they submitted their differences to the arbitration of Mr. Koralla Subrayudu, a Deputy,| 'Collector. According to the settlement made by this officer the lands in question 7-76 acres were allotted (with other land's) to the share of the said Thamma Narasimrnan, who sold the share : thus obtained by him to the plaintiff.

2. The plaintiff, however, failed to, get possession. He brought a suit in 1882 against the 5th defendant and others, got a decree in his favour, obtained possession of the lands and leased them to 1st and 2nd defendants.

3. The 5th defendant under whom the other defendants claim as will presently appear, had, however, mortgaged to the 7th defendant the lands in question before the submission to arbitration referred to above, and the 7th defendant was not a party either to the settlement by the Deputy Collector or to the suit of 1882 just alluded to.

4. In 1883 the 7th defendant sued the 5th defendant upon his mortgage, got a decree and caused the lands in dispute to be sold * for his decree-debt and himself purchased them at that' sale, and subsequently sold them to 3th and 9th defendants. The 6th defendant claiming through the 8th and 9th defendants, ousted the plaintiff from the lands in collusion with 1st and 2nd defendants. Hence this suit.

5. It should be observed that no attempt is made by the defendants to impeach the partition made under the Deputy Collector's award on the ground of any fraud or collusion to the prejudice of the mortgagee, the 7th defendant, or any other party.

7. It is quite clear that each and every one of the persons who: held such undivided interest was entitled to claim a division and obtain his share of the common property free from any incumbr-ances created by any of the other co-owners, provided, of course, no fraud was committed in obtaining the share. The general principles applicable to the question under consideration are thus stated in Domat's Civil Law Article 1671 cited by. Dr. Rash Behari Ghose in his work on mortgages. ' If in an estate belonging in common without any division or partition to two or more persons such as co-partners, co-heirs or others, one of them has mortgaged to his creditor either all his estate or the right which he had to that estate, this creditor will have his mortgage upon the undivided portion of his debtor as long as the estate shall remain in common. But after the partition, the right of this debtor being limited to the portion that has fallen to his lot, the mortgage of his creditor will be also limited to the same. For although before the partition the whole estate was subject to the mortgage for the undivided portion of this debtor, and though a right which is acquired cannot be diminished, yet seeing the debtor had not a simple and immutable right of enjoying his share of the estate always undivided, but that his right implied the condition of a liberty to all the proprietors to come to a partition in order to assign to eveyone a portion that might be wholly and entirely their own, the,mortgage which was only an accessory to the debtor's right, implied likewise the same condition and affected only that which should fall to the debtor's share, the portions of the others remaining free to them. But if in the partition there was any fraud committed, the creditor might procure a redress of what has been done to his prejudice.

8. This is the view adopted by the Privy Council in Byjnath Lall v. Reemoodeen (1874) L.R. 11 A. 106 and followed by Macpherson and Beverley,-J.J., in Hem Chunder Ghose v. Thako Moni Debi I.L.R. (1998) C. 533 case very similar to the present. The Lower Courts were therefore right in holding that the plaintiff's vendor, by the partition made under the settlement of the Deputy Collector, obtained a good and valid title to the lands in question not only against the 5th' defendant but also against the 7th defendant his mortgagee.

9. Another point raised by the appellant is that the plaintiff is precluded from maintaining this suit by reason of the order (1) 'of the District' Mansif, dated the 1st March 1884 passed on a claim petition filed by the plaintiff on an attachment made in execution of that decree obtained by 7th defendant against 5th defendant in Original Suit No. 1027 of 1883. This contention also is unsustainable. The finding of the Lower Appellate Court - in the present litigation is no doubt that the disputed lands were in -fact attached and sold in execution of that decree'. The order relied on by appellant merely says 'there is nothing to show that the petitioner's lands had been attached.' It does not appear to have been an order passed after investigation as required by Section 278 of the Code of Civil Procedure; consequently, it is not an order within the meaning of Section 533 to which the limitation of one year is applicable; of. Bindu Bashini Dasi v. Pearl Mohun Bose I.L.R. (1885) C. 108

10. It was, next argued that the plaintiff's vendor Thamma Narasimman stool by and allowed the 5th defendant to deal with the lands in question as his own exclusive property and that plaintiff is consequently estoppel from questioning the mortgage to the 7th defendant or the proceedings taken to enforce it.... This point is taken for the first time in the argument in second appeal and without any materials whatsoever on the record to support it. Under these circumstances we cannot permit such a contention to be taken at this stage.

11. We dismiss this appeal with costs.


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