Skip to content


Nilakanta Vs. Imamsahib and anr. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Civil
CourtChennai
Decided On
Judge
Reported in(1893)ILR16Mad361
AppellantNilakanta
Respondentimamsahib and anr.
Cases ReferredPachayappan v. Narayana I.L.R.
Excerpt:
limitation act - act xv of 1877, schedule ii, articles 62, 120--suit by the purchaser in execution sale to recover the purchase money--civil procedure code--act xiv of 1882, section 315--saleable interest. - - this is no good reason for treating a judgment in a suit, to which defendant was no party, as evidence against him of the truth of the matters it decides......the cause of action arose at the time of the purchase by plaintiff in 1882, and therefore that the suit brought more than six years after that date is barred, whether the case is governed by article 62 or article 120 of the second schedule to the limitation act. in our opinion the lower courts were right in holding that the cause of action arose at the date of the decree in original suit no. 65 of 1887, declaring that subbamma, the judgment-debtor, whose hypothecation right plaintiff purchased, had no saleable interest in the property. plaintiff could not have brought the present suit prior to that decree, for until then he maintained that subbamma had a saleable interest. the present suit is really brought under section 315 of the code of civil procedure, which has been held to apply to.....
Judgment:

1. The first point taken in this second appeal is that the suit is barred by limitation. The argument for appellant (defendant) is that the cause of action arose at the time of the purchase by plaintiff in 1882, and therefore that the suit brought more than six years after that date is barred, whether the case is governed by article 62 or Article 120 of the second schedule to the Limitation Act. In our opinion the lower Courts were right in holding that the cause of action arose at the date of the decree in Original Suit No. 65 of 1887, declaring that Subbamma, the judgment-debtor, whose hypothecation right plaintiff purchased, had no saleable interest in the property. Plaintiff could not have brought the present suit prior to that decree, for until then he maintained that Subbamma had a saleable interest. The present suit is really brought under Section 315 of the Code of Civil Procedure, which has been held to apply to suits--Pachayappan v. Narayana I.L.R. 11 Mad. 269 No special period of limitation is fixed for such suits, and therefore Article 120 of the second schedule to the Limitation Act applies. The decree in Original Suit No. 65 of 1887 was in 1888, and therefore the suit brought in 1889 is not barred.

2. The next point taken on behalf of defendant in this appeal is that it had not been proved in this suit that Subbamma whose interest in the hypothecated property plaintiff purchased at the Court-auction had no saleable interest. It is argued that the only evidence of this offered on behalf of plaintiff was Exhibit A, copy of the judgment in Original Suit No 65 of 1887, and this is no evidence against present defendant, who was no party to that suit. We think this objection to the decree must prevail. The lower Courts have apparently admitted the copy of judgment (Exhibit A) as evidence against defendant, because as a witness he supported present plaintiff's contention in that suit, which the District Munsif holds makes him 'constructively' a party to the suit. This is no good reason for treating a judgment in a suit, to which defendant was no party, as evidence against him of the truth of the matters it decides. The words in Section 315 of the Civil Procedure Code, 'when it is found that the judgment-debtor had no saleable interest in the property, etc.,' must, in our opinion, be taken to mean 'when it is found in some proceeding by which the judgment-creditor is bound.' To compel the judgment-creditor to refund the purchase-money of property brought to sale in execution merely becausein some proceeding between other parties a Court has decided that the judgment-debtor had no saleable interest would be contrary to all principles of justice. On the ground that it is not proved by any legal evidence in this case that the judgment-debtor, whose interest in the hypothecation plaintiff purchased, had no saleable interest therein, we think plaintiff's suit should be dismissed. The decrees of the lower Courts are reversed and plaintiff's suit is dismissed with costs throughout.

3. The memorandum of objections is also dismissed with costs.


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