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S. Ayyaswami Aiyar Vs. Sivakki Ammal - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtChennai
Decided On
Reported in(1933)65MLJ407
AppellantS. Ayyaswami Aiyar
RespondentSivakki Ammal
Cases ReferredRai Raghubar Singh v. Jai Indra Bahadur Singh I.L.R.
Excerpt:
- .....possession. subsequently ayyaswami aiyar instituted proceedings in o.s. no. 13 of 1919 against the surety chellammal, obtained an order against her and got it transferred to the madura munsif's court for execution. to those proceedings sivakki was not a party. the order was executed, the charged property was brought to sale and ayyaswami aiyar himself purchased it in court-auction some time after 30th july, 1928. then, finding that the property was in the possession of sivakki, he moved the court, complaining of her obstruction, to remove her from the property, and the lower court has made an order rejecting the application. the present appeal is from that order.2. mr. seshagiri sastri for the respondent contends that the order against the surety cannot be deemed to be one under section.....
Judgment:
ORDER

1. Mr. Seshagiri Sastri for the respondent takes an objection in limine that the present appeal is incompetent. The point to be decided is, whether an appeal lies against the order in question. The facts may be briefly stated. One Chellammal executed a deed of mortgage in favour of Sivakki Ammal, the respondent. In a suit (O.S No. 13 of 1919 on the file of the Mayavaram Sub-Court) subsequently brought by Chellammal's husband Ramachandra Aiyar against Ayyaswami Aiyar, the appellant, Ramachandra Aiyar was appointed Receiver. He was directed to furnish security, and Chellammal executed on 24th July, 1917, a security bond in favour of the Court, creating a charge over the property already mortgaged to Sivakki. Some time later Chellammal executed another mortgage in favour of one Ramaswami Aiyangar. Sivakki then filed a suit on the foot of her mortgage (O.S. No. 239 of 1922 on the file of the Munsif's Court, Madura). At that time she alleges she was not aware of the security bond executed in favour of the Mayavaram Sub-Court. Naturally, while she impleaded Ramaswami Aiyangar as a party, she did not add as defendant any person claiming an interest under the security bond in question. Even if she was aware of the security bond, she would have had a difficulty in deciding as to whom she should add as a party, the charge having been created in favour of the Court. Sivakki in due course obtained a decree, brought the property to sale and on 1st February, 1926, purchased it herself in Court-auction and in October following, she was put in possession. Subsequently Ayyaswami Aiyar instituted proceedings in O.S. No. 13 of 1919 against the surety Chellammal, obtained an order against her and got it transferred to the Madura Munsif's Court for execution. To those proceedings Sivakki was not a party. The order was executed, the charged property was brought to sale and Ayyaswami Aiyar himself purchased it in Court-auction some time after 30th July, 1928. Then, finding that the property was in the possession of Sivakki, he moved the Court, complaining of her obstruction, to remove her from the property, and the Lower Court has made an order rejecting the application. The present appeal is from that order.

2. Mr. Seshagiri Sastri for the respondent contends that the order against the surety cannot be deemed to be one under Section 145 of the Civil Procedure Code. The order was for the sale of Chellammal's immoveable property, and the section applies only where a surety has made himself personally liable. If Section 145 does not apply, the learned Counsel contends that Chellammal cannot be deemed to be a party to the suit (O.S. No. 13 of 1919) within the meaning of Section 47. It is true that to the proceeding in question Section 145 does not apply, and we must regard that the order against the surety was made, not under the terms of that section, but under the general power which the Judicial Committee has held the Courts possess in regard to executing orders made against the sureties. Rai Raghubar Singh v. Jai Indra Bahadur Singh I.L.R. (1919) 42 All. 158 : L.R. 46 IndAp 228 : 38 M.L.J. 302 (P.C.). But the very judgment of the Judicial Committee shows that what was contemplated was an order in the suit itself (see page 167), and the implication is that the surety was dealt with as if he was a party to the suit. Section 145, while it prescribes a remedy against the surety also provides for the surety's remedy by way of appeal. When their Lordships of the Judicial Committee held that there was power outside Section 145 to proceed against the surety, they could not have intended to deprive him of the remedy which he would have had, had the proceedings been taken under Section 145. Their Lordships point out that the surety-was not a party to the suit at the stage of the fixation of mesne profits, that is to say, before the execution commenced-But having regard to their Lordships' decision and the policy underlying Section 145, we must hold that it was not intended that the surety's rights should in this respect be abridged.

3. The only other point bearing on the preliminary objection is, whether Sivakki is the representative-in-interest of Chellammal. Sivakki by reason of her purchase became the assignee of Chellammal's equity of redemption. This has not been seriously disputed.

4. In the result, we must disallow the preliminary objection.

5. The questions raised in the appeal itself are similar to those raised in C.M.S.A. No. 182 of 1931, which a Bench has suggested may be heard by three Judges. Subject to the orders of the Chief Justice, it appears to us convenient that this appeal should be heard by the same Bench of three Judges.


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