Skip to content


M.K. Sundararamier Vs. C.M.V. Krishnamachary and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai High Court
Decided On
Case NumberCivil Revn. Petition. No. 576 of 1965
Judge
Reported inAIR1966Mad330; (1965)2MLJ478
ActsCode of Civil Procedure (CPC), 1908 - Order 21, Rule 58; ;Transfer of Property Act - Sections 55(6)
AppellantM.K. Sundararamier
RespondentC.M.V. Krishnamachary and anr.
Cases Referred and Krishnaswami Rao v. Srinivasa Desikan
Excerpt:
- - krishnamachari alleged that not merely did sundararamier fail to complete the sale deed but he set up his grandson to file a partition suit, o......the transfer of property act and requested the executing court to notify it in the proclamation of sale. the learned subordinate judge accepted the prayer of c.m.v. krishnamachari and notified the charge to the extent of rs. 9000. this revision petition has been filed by m. k. sundararamier against that order dated 10-12-1964.(2) section 55(6)(b) of the transfer of property act states that the buyer is entitled 'unless he has improperly declined to accept delivery of the property, to a charge on the property, as against the seller and all persons claiming under him to the extent of the seller's interest in the property, for the amount of any purchase money property paid by the buyer in anticipation of the delivery and for interest on such amount: and when he properly declines to accept.....
Judgment:
ORDER

(1) This revision petition arises out of E.A. 361 of 1964 in E.P. 153 of 1963 in O.S. 30 of 1963, on the file of the Sub-court, Madurai. The suit O.S. 30 of 1963 was filed by the plaintiff Venkataraman against M. K. Sundararamier, his daughter-in-law and grandson for a certain sum of money. He exonerated the daughter-in-law and grandson and obtained a decree for Rs. 9000 against Sundararamier. To execute the decree, he filed E.P. 153 of 1963 and attached a house belonging to the joint family consisting of Sundararamier, his daughter-in-law and his grandson. The house is said to be worth about Rs. 29000. But in respect of that house. Sundararamier had executed an agreement Ex.A. 1 dated 6-9-1962 for Rs. 29000 in favour of one C.M.V. Krishnamachary. Under the agreement a sum of Rs. 9000 was advanced. But the sale was not completed. It is the case of C.M.V. Krihanamachary that the default was with M. K. Sundararamier. He has issued a notice Ex.A. 2 dated 21-2-1963 to M. K. Sundararamier but to no purpose. C.M.V. Krishnamachari alleged that not merely did Sundararamier fail to complete the sale deed but he set up his grandson to file a partition suit, O.S. 31 of 1963 in the Sub-court and claimed a half share and that further he set up Venkataraman to file O.S. 30 of 1963 and bring the properties to sale. On such allegations C.M.V. Krishnamachari filed E.A. 361 of 1964 under Order XXI rule 58 C.P.C. claiming a charge over a sum of Rs. 9000 under Section 55(6) of the Transfer of Property Act and requested the executing court to notify it in the proclamation of sale. The learned Subordinate Judge accepted the prayer of C.M.V. Krishnamachari and notified the charge to the extent of Rs. 9000. This revision petition has been filed by M. K. Sundararamier against that order dated 10-12-1964.

(2) Section 55(6)(b) of the Transfer of Property Act states that the buyer is entitled 'unless he has improperly declined to accept delivery of the property, to a charge on the property, as against the seller and all persons claiming under him to the extent of the seller's interest in the property, for the amount of any purchase money property paid by the buyer in anticipation of the delivery and for interest on such amount: and when he properly declines to accept the delivery, also for the earnest (if any) and for the costs (if any) awarded to him of a suit to compel specific performance of the contract or to obtain a decree for its rescission'.

(3) Sri S. Kothandarama Nayanar, learned counsel for the petitioner, urges that the above provision cannot be availed of by the buyer before the sale deed is executed and can be availed of by him only after the sale deed is executed. I am however unable to accept the contention, because if the sale deed is executed, the title would pass to the buyer and there is no point in giving a charge over the purchase money on the property which has become that of the buyer. The provision can have meaning only in a case where the title has not yet passed to the buyer in respect of the purchase money or any portion thereof paid by him. That the provisions of Section 55 will apply to the case of executory contract, that, is, where the sale deed has not been executed, is clear from the decisions quoted by the learned Subordinate Judge and the observations of the learned judges therein, namely, Adhikesavan Naidu v. Gurunatha Chettiar, ILR Mad 338: AIR 1918 Mad 1315 , Khathamuthu Pillai v. Subramania Chettiar 1926 Mad WN 271: AIR 1926 Mad 569 and Krishnaswami Rao v. Srinivasa Desikan, 71 MLJ 850 : AIR 1937 Mad 261 . Hence the learned Subordinate Judge had jurisdiction to declare the charge.

(4) In a revision petition it is really not necessary to consider the question whether it was proper to declare the charge. But on the facts of this case, on the materials available at this stage, it seems to me that the declaration of charge was proper. I have already pointed out that C.M.V. Krishnamachari sent notice Ex.A. 2 on 21-2-1963, itself and Sundararamier did not send any reply thereto stating that he for his part was ready to complete the sale and that the default was on the part of C.M.V. Krishnamachari. Further the fact that the two suits O.S. 30 of 1963 and O.S. 31 of 1963 bear consecutive numbers suggests that they were filed at about the same time and thus lends some colour to the suggestion of C.M.V. Krishnamachari that the first defendant was responsible for the filling of those suits in order to defeat the rights of C.M.V. Krishnamachari. I am not, therefore, inclined to interfere in revision. This of course does not prevent Sundararamier from canvassing the order of the learned Subordinate Judge in a regularly constituted suit. It is true that the sale is scheduled to come off on the 12th. But the petitioner has himself to blame for not having come to this court earlier. The order sought to be revised was passed on 10-12-1964. He got the copy of that order on 23-2-1965. But the present petition with an application for stay was filed on 5-4-1965. However it is open to him to persuade the decreeholder in O.S. 30 of 1963 to agree for the adjournment of the sale and utilise the interval to pay the sum of Rs. 9000 to C.M.V. Krishnamachari if the latter is willing to receive it and thereby get rid of the charge which has been ordered to be notified in the proclamation of sale. With these observations this petition is dismissed.

KI/RSK/RGD

(5) Petition dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //