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Subbiar Vs. Maniem Subramania Aiyar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1911)21MLJ800
AppellantSubbiar
RespondentManiem Subramania Aiyar and ors.
Cases ReferredGovindammal v. Gopalachariar
Excerpt:
.....or on failure to pay the agreed purchase money, the remedy of the vendor is not to have the deed of sale set aside but to recover the purchase money. ) paragraph 686. the learned author there, after referring s to the general rule that the mere failure by a grantee to perform a promise which formed the whole or part of the whole consideration inducing an executed conveyance, gives rise to no right of rescission in the grantor,'he says :this rule has been found to work a great hardship in the frequent cases where an aged person has conveyed all his property to a son or other relatives on the consideration, often oral, that the grantee shall support and care for the grantor during the remainder of the grantor's life, and the grantee, while retaining the land, has abandoned the..........point whether a suit would lie in the circumstances of that case by the party who executed the sale-deed to get it set aside. but it is an authority that the transfer of ownership of land by sale is effected on the execution and registration of the conveyance even though the price be not paid. so i think i may say that where the title passes, on failure of consideration or on failure to pay the agreed purchase money, the remedy of the vendor is not to have the deed of sale set aside but to recover the purchase money.4. then the question is, are we to apply a different principle to a case of this character when the real consideration, as we assume for the purpose of this judgment, is not payment of money but maintenance of the party conveying, for his life.5. the learned vakil for the.....
Judgment:

Charles Arnold White, Kt., C.J.

1. In this suit the plaintiff asked that a certain deed of sale might be set aside. The deed of sale (Exhibit I) was executed between the plaintiff and the first defendant's husband. The second defendant is the purchaser from the first defendant and is now in possession of the laud in question. Now, the deed was registered, delivery of the deed was given to the first defendant's husband, and, as I have said, the second defendant is now in possession under his purchase from the first defendant. The consideration recited in the deed is Rs. 300.

2. The case for the plaintiff is that the real consideration for the deed was a promise by the first defendant's husband that he would maintain the plaintiff, who we are told, was an old man when the deed was executed, for the rest of his life.

3. The learned District Judge considered the question whether under Section 92 of the Indian Evidence Act oral evidence was admissible for the purpose of showing what was the real consideration for this deed of sale. The learned Judge came to the conclusion that such evidence was not admissible. For the purpose of considering the question whether the plaintiff is entitled to get this deed set aside I assume that it is open to the plaintiff to show by oral evidence that the real consideration for the deed of sale was not the consideration stated in the deed itself but the promise to maintain the plaintiff. I am of opinion that the plaintiff is not entitled to have this deed set aside. It is not found or alleged that there was coercion or undue influence, fraud or misrepresentation of any kind at the time when the deed of sale was registered and possession taken thereunder. That being so, the title to the properly in question under Section 54 of the Transfer of Property Act passed to the party to whom the conveyance was executed. I do not know that is contested. If it is necessary to cite authorities in support of that proposition I might refer to the decision in Sagagi v. Namdev I.L.R. (1899) B. 525, Baijnath Singh v. Palta I.L.R. (1908) A. 125 and the decision of this Court in Govindammal v. Gopalachariar : (1906)16MLJ524 . As regards the case last mentioned, the learned Judges did not decide the first point whether a suit would lie in the circumstances of that case by the party who executed the sale-deed to get it set aside. But it is an authority that the transfer of ownership of land by sale is effected on the execution and registration of the conveyance even though the price be not paid. So I think I may say that where the title passes, on failure of consideration or on failure to pay the agreed purchase money, the remedy of the vendor is not to have the deed of sale set aside but to recover the purchase money.

4. Then the question is, are we to apply a different principle to a case of this character when the real consideration, as we assume for the purpose of this judgment, is not payment of money but maintenance of the party conveying, for his life.

5. The learned vakil for the appellant has been unable to call our attention to any English or Indian authority in which this distinction has received recognition. He has, however, called our attention to the law in America which is to be found laid down Pomeroy's Equity Jurisprudence Vol. VI (Equitable Remedies, Vol. II.) paragraph 686. The learned author there, after referring s to the general rule that the mere failure by a grantee to perform a promise which formed the whole or part of the whole consideration inducing an executed conveyance, gives rise to no right of rescission in the grantor,' he says : 'This rule has been found to work a great hardship in the frequent cases where an aged person has conveyed all his property to a son or other relatives on the consideration, often oral, that the grantee shall support and care for the grantor during the remainder of the grantor's life, and the grantee, while retaining the land, has abandoned the performance of his obligation.' No doubt the special equity in these special circumstances has been recognised by the Courts of America. I know of no English cases where this special equity has been recognised and I know of no Indian cases; and in the complete absence of authority I do not think that we ought to import into the law of this country this very special rule of equity which certain American courts have applied. I think we must apply the law as laid down by the decisions of our own courts and applying that law, though possibly the case may be a hard one, I think it is not possible to come to any other conclusion. Then the suit was rightly dismissed. It is not necessary to discuss the other points raised and I think we must dismiss the appeal with costs of this appeal.

Munro, J.

6. I agree.


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