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Chellamcherla Kalagayya Alias Sundaramayya Vs. Mummareddi Yanadamma (Died) and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported in(1911)21MLJ180
AppellantChellamcherla Kalagayya Alias Sundaramayya
RespondentMummareddi Yanadamma (Died) and ors.
Cases ReferredGovindasawmy Thevan v. Duraisawmi Pillai
Excerpt:
- - a second mortgagee from a certain person applied part of the mortgage money in discharge of a prior mortgage which bound the interest of another person as well......in the case relates to the liability of the 6th defendant's share in the mortgaged property. the suit mortgage is dated 6th december 1890. the 6th defendant did not join in the execution, although he had been given a share in it under exhibit viii which is dated 7th may 1886. it was not argued before us on behalf of the respondent that the mortgage bound the 6th defendant's interest also, even though he was no party to the document. the ground on which the plaintiff has been given a decree for a portion of the mortgage money against the 6th defendant's interest in the property, is that it was applied in discharge of an earlier mortgage, exhibit b, dated the 15th of august 1884, which was binding on the whole mortgaged property as it was, anterior to the carving out of a share in favour.....
Judgment:

1. The first question argued in this appeal relates to the payments pleaded by defendants Nos. 1 to 3. They form the subject of the 1st issue. We agree with the finding of the District Judge on it.

2. The only substantial question in the case relates to the liability of the 6th defendant's share in the mortgaged property. The suit mortgage is dated 6th December 1890. The 6th defendant did not join in the execution, although he had been given a share in it under Exhibit VIII which is dated 7th May 1886. It was not argued before us on behalf of the respondent that the mortgage bound the 6th defendant's interest also, even though he was no party to the document. The ground on which the plaintiff has been given a decree for a portion of the mortgage money against the 6th defendant's interest in the property, is that it was applied in discharge of an earlier mortgage, Exhibit B, dated the 15th of August 1884, which was binding on the whole mortgaged property as it was, anterior to the carving out of a share in favour of the 6th defendant. The question we have to consider is whether the plaintiff is entitled to claim subrogation and to stand in the shoes of the mortgagee under Exhibit B. We may dismiss at once the argument of Mr. Shenai that there is nothing to show that part of the mortgage money under Exhibit A was applied in discharge of Exhibit B. It is not open to the appellant to raise this contention for there was no express denial IK the written statement of the allegation in the plaint that part of the mortgage money was so applied. Exhibit A recites the purpose. No question appears to have been raised before the District Judge as regards the actual application of the money. But the more important question remains as to the right to subrogation. We think this case is exactly covered by the decison of the Privy Council in Mohesh Lal v. Mohunt Bawan Das I.L.R. (1882) C. 961. The facts of that case are closely analogous to those of the present case. A second mortgagee from a certain person applied part of the mortgage money in discharge of a prior mortgage which bound the interest of another person as well. There was no express statement of an intention to keep alive the discharged mortgage. There was no intermediate incumbrance against which the prior mortgage might be presumed to be kept alive. The rate of interest stipulated under the suit mortgage differed from that provided in the earlier encumbrance. All these facts are present in the case before us. The principle underlying that decision is unaffected by the later decision of the Judicial Committee in Gokaldas Gopaldas v. Purammal Premsukhdas I.L.R. (1883) C. 1035. We accept the law as expounded in Surjiram Marwari v. Barhamdeo Persad (1905) Cri.L.J. 288 by Mr. Justice Mookerjee and followed in Bisseswar Prasad v. Lala Surman Singh (1907) Cri.L.J. 134 and by this Court in Govindasawmy Thevan v. Duraisawmi Pillai (1907) Cri.L.J. 134. We must modify the decree of the Court below by exonerating the 6th defendant's share under Exhibit VIII in the suit properties from all liability. The 6th defendant is entitled to his costs in this and the lower Court against the respondent. The appeal is otherwise dismissed with costs.


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