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Uthandi Mudali Vs. Ragavachari and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1906)ILR29Mad307
AppellantUthandi Mudali
RespondentRagavachari and ors.
Cases ReferredSitul Pershad v. Luchmi Pershad Singh L.R.
Excerpt:
mortgage - whether sale followed by agreement to reconvey amounts to--contract creating personal right not transferable. - - 5. we are clearly of opinion that this is wrong......to recover the land by paying off the amount payable under exhibit b to the first defendant.4. the district munsif, dismissed the suit : but on appeal the district judge held that exhibits ix and b together constituted a mortgage and that the plaintiff was entitled to redeem.5. we are clearly of opinion that this is wrong. the case is governed by situl pershad v. luchmi pershad singh l.r. 10 indap 129 with which it is practically on all fours.6. the two exhibits ix and b do not, in our opinion, constitute one transaction. they are not between the same parties and they cannot be construed as constituting a mortgage.7. moreover, exhibit b creates a contract personally with the second defendant alone which was not assignable. the plaintiff, therefore, under exhibit a acquires no rights as.....
Judgment:

1. We think this decree cannot be supported. The defendants Nos. 2 to 4 sold certain property to the first defendant under exhibit IX in November 1895.

2. In January 1896 the first defendant executed to the second defendant alone exhibit B, which is called a yethiridai deed whereby after reciting that the second defendant and his younger brothers had, on the 27th November 1895, conveyed to him the lands in question for Rs. 350, he agreed to resell them to the second defendant if on the 29th January 1901 - without obtaining from others and by your own earnings' - he paid the sum of Rs. 350.

3. The second defendant on the 29th June 1898 conveyed under exhibit A his rights to the plaintiff and the plaintiff now sues to recover the land by paying off the amount payable under exhibit B to the first defendant.

4. The District Munsif, dismissed the suit : but on appeal the District Judge held that exhibits IX and B together constituted a mortgage and that the plaintiff was entitled to redeem.

5. We are clearly of opinion that this is wrong. The case is governed by Situl Pershad v. Luchmi Pershad Singh L.R. 10 IndAp 129 with which it is practically on all fours.

6. The two exhibits IX and B do not, in our opinion, constitute one transaction. They are not between the same parties and they cannot be construed as constituting a mortgage.

7. Moreover, exhibit B creates a contract personally with the second defendant alone which was not assignable. The plaintiff, therefore, under exhibit A acquires no rights as against the first defendant. The suit should have been dismissed. We reverse the decree of the District Judge and restore that of the District Munsif with costs in this and, in the lower Appellate Court.


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