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Sampath Financial Chit Fund (P) Ltd. Vs. N.P.M. Abdul Rahman and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberSecond Appeal No. 1988 of 1974
Judge
Reported inAIR1978Mad160
ActsMadras Chit Funds Act, 1961 - Sections 13 and 14(4)
AppellantSampath Financial Chit Fund (P) Ltd.
RespondentN.P.M. Abdul Rahman and anr.
Disposition Appeal dismissed
Excerpt:
- - chapter v dealing with prized subscribers required every prized subscriber to furnish sufficient security for the due payment of the future subscription and on his failure to pay future subscriptions he shall be liable to make a consolidated payment of all future subscriptions at once. the provision in the general rules relating to the chit in the present case enabling the forfeiture of the kasar amount already given credit to the subscriber by reason of default in payment of the instalments is therefore clearly against the provision and not enforceable......auction will have to execute a promissory note along with the surety guaranteeing payment of the future instalments. the general rules relating to the chit of the plaintiff company also provided that in case of default of any one instalment, the entire future instalments become payable in one lump sum, if a subscriber, after bidding at the auction and receiving the prize money defaults to pay the future subscription, rule 30 of ex. a-2 provided that the security bond executed by him is enforceable and that in such case the defaulting subscriber will not be entitled to the kasar payable in respect of the earlier instalments also. the first defendant in this case regularly paid the subscription for the first ten months. at the 10th auction held he bid the chit for rs. 2,780. on his.....
Judgment:

V. Ramaswami, J.

1. The plaintiff (appellant) is a company incorporated under the Companies Act, 1956. It was carrying on business in chit transactions. In respect of a chit in group No. 73, chit No. 11 of the face value of Rs. 4,000 and consisting of 20 monthly instalments of Rs. 200 each, the first defendant was a subscriber. Each subscriber had to pay a monthly instalment of Rs. 200 for 20 months. This chit is what Is usually known as 'auction chit'' and each subscriber is entitled to bid at the auction held in each month. As per the general rules whoever has bid at the lowest will be paid the prize amount and the difference between the total amount after deducting the commission of 5% payableto the plaintiff and the prize amount is divided among the subscribers as dividend or Kasar. A person who had been paid at the auction will have to execute a promissory note along with the surety guaranteeing payment of the future instalments. The general rules relating to the chit of the plaintiff company also provided that in case of default of any one instalment, the entire future instalments become payable in one lump sum, If a subscriber, after bidding at the auction and receiving the prize money defaults to pay the future subscription, Rule 30 of Ex. A-2 provided that the security bond executed by him is enforceable and that in such case the defaulting subscriber will not be entitled to the Kasar payable in respect of the earlier instalments also. The first defendant in this case regularly paid the subscription for the first ten months. At the 10th auction held he bid the chit for Rs. 2,780. On his executing the promissory note for Rs. 4,000 along with the second defendant as surety agreeing to repay the same with interest at 12 per cent per annum, the prize amount of Rs. 2,750 was paid to the first defendant. After the bid in the 10th auction the first defendant paid three more instalments and defaulted in payment on the 14th instalment onwards. The plaintiff thereafter had filed this suit for recovery of a sum of Rs. 2,510 with subsequent interest and costs. In arriving at this sum of Rs. 2,510, the Kasar earned by the first defendant prior to his default amounting to Rs. 836.25 was not given credit to on the ground that by reason of default the first defendant had. forfeited his right to the same.

2. The first defendant filed a written statement contending that the forfeiture of the earned Kasar of Rs. 836.25 is against law and that the plaintiff should give credit to the said sum. He also claimed that he paid a sum of Rs. 150 on 31-7-1971 and another sum of Rs. 200 on 17-9-1971, and those two amounts also will have to be given credit to.

3. The trial Court found that the said sum of Rs. 150 and Rs. 200 were paid by defendants and they will have to be given credit to. So far as the Kasar amount of Rs. 836.25 is concerned, the trial Court held that the forfeiture of the same by the plaintiff was against law and that therefore the defendants are entitled to get credit for the same. Thus after giving credit to the Kasar amount and the other two amounts referred to above, a decree was given in favour of the plaintiff for the balance of Rupees 1,286.22 with proportionate costs.

4. The plaintiff preferred an appeal before the learned Subordinate Judge, Mayuram. The lower appellate Court held that though the forfeiture itself might not be illegal each case will have to be decided on merits as to whether the forfeiture of the Kasar amounts to penalty. On the facts it came to the conclusion that in the instant case in view of the provisions in the chit agreement the forfeiture of the Kasar amount is penal in nature and therefore not enforceable. Accordingly the decree and judgment of the trial Court was confirmed. It is against this judgment the plaintiff has filed the present appeal,

5. The chit transactions of this nature, so far as the Tamil Nadu is concerned is governed by the provisions of the Madras Chit Funds Act (Act XXIV of 1961). Under Section 13 (b) of that Act, the foreman shall be entitled only to such commission or remuneration not exceeding 5 per cent of the chit amount as may be fixed in the chit agreement. Section 14 (4) of the Act specifically prohibits the foreman from appropriating for himself any amount in excess of what he is entitled to as commission or remuneration under Section 13 (b) of the Act. Chapter V dealing with prized subscribers required every prized subscriber to furnish sufficient security for the due payment of the future subscription and on his failure to pay future subscriptions he shall be liable to make a consolidated payment of all future subscriptions at once. Thus the liability of a prized subscriber on his defaulting to pay future instalments was only to pay a consolidated amount of all future subscriptions immediately and on such defaults the act also requires payment of interest on the total amount of such future instalments. The Act does not recognise any forfeiture of the kasar already earned and given credit to the subscriber before the prize amount was paid to him. Under the provisions, the foreman was also not entitled to claim anything more than the commission or the remuneration. He is, therefore, not entitled to appropriate the kasar for himself in default of payment by the subscriber. The provision in the general rules relating to the chit in the present case enabling the forfeiture of the kasar amount already given credit to the subscriber by reason Of default in payment of the instalments is therefore clearly against the provision and not enforceable. The decree and judgment of the lower appellate Court are therefore correct and they do not call for any interference. The second appeal accordingly fails and it is dismissed. But there will be no order as to costs.


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