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Kanaran and anr. Vs. Kuttooly and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1898)8MLJ62
AppellantKanaran and anr.
RespondentKuttooly and anr.
Cases Referred and Salt v. Marquess of Northampton
Excerpt:
- section 16 (1) (c) :[tarun chatterjee & aftab alam,jj] ready and willing to perform-concurrent findings of fact on consideration of evidence on record that appellants-buyers were not ready and willing to perform terms and conditions of agreement for sale - buyers failing to pay balance consideration before agitating matter before supreme court held, concurrent finding cannot be interfered with. section 20: [tarun chatterjee & aftab alam,jj] whether time is the essence of contract held, many instance in contract which repeatedly showed that time was to be of essence of contract were specifically mentioned. clear condition in contract that purchasers would have to definitely deposit balance amount by date stipulated in contract for sale show that time was essence of contract. .....important question in the case is whether the agreement in the mortgage, exhibit i, to sell the mortgaged property to the mortgagee in default of payment of the mortgage money is binding upon the mortgagor. neither of the courts below has considered this question. they have proceeded to deal with the agreement of sale as if it were valid. on the question as to its validity we have no hesitation in holding against it.2. it is the policy of the law that the right of redemption in a mortgagor shall not be fettered or clogged in any manner or to any extent by an agreement between mortgagor and mortgagee, saving such transactions between the parties as would operate as an extinguishment of the right (see proviso to section 60 of the transfer of property act). a transaction to have this.....
Judgment:

1. The most important question in the case is whether the agreement in the mortgage, exhibit I, to sell the mortgaged property to the mortgagee in default of payment of the mortgage money is binding upon the mortgagor. Neither of the Courts below has considered this question. They have proceeded to deal with the agreement of sale as if it were valid. On the question as to its validity we have no hesitation in holding against it.

2. It is the policy of the law that the right of redemption in a mortgagor shall not be fettered or clogged in any manner or to any extent by an agreement between mortgagor and mortgagee, saving such transactions between the parties as would operate as an extinguishment of the right (See Proviso to Section 60 of the Transfer of Property Act). A transaction to have this effect must naturally be one entered into after the mortgage (See Perayya v. Venkata I.L.R. 11 M. 403.

3. The present case is no doubt not governed by the terms of the Transfer of Property Act, the mortgage being prior to it; but at the date of the mortgage, the law was substantially the same. Since 1858, the principles applicable to mortgages in this Presidency are those administered by the Courts of Equity in England; according to which, agreements derogating from the right of redemption are treated as unenforceable. This principle is most strongly illustrated in the case of mortgages by conditional sale where the condition is held by the Courts to be inoperative. For other instances of the application of the principle, it is sufficient to refer to the cases of Mahomed Muse v. Jijibhai Bhagvan I.L.R. 9 B. 524 and Sayad Abdul Hak v. Gulam Jilami Ib. 20B. 677 and to two recent English cases--Field v. Hopkins 44 Ch. Div. 524 and Salt v. Marquess of Northampton, 92 A. C. 1. In this case the effect of the agreement was practically to deprive the mortgagor of the right to redeem after three years. The agreement must, therefore, be held to be invalid, and the defendants' contention that the plaintiffs are precluded by the above agreement from seeking to redeem fails. It becomes unnecessary to consider the other objections taken to the validity of that agreement.


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