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Chokkammal and Two ors. Vs. Sambandam Chetty and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai High Court
Decided On
Case NumberC.S. No. 423 of 1949
Judge
Reported in(1953)IMLJ71
ActsCode of Civil Procedure (CPC) , 1908 - Order 21, Rule 52
AppellantChokkammal and Two ors.
RespondentSambandam Chetty and anr.
Appellant AdvocateT.C.A. Bhashyam and ;T.C.A. Thirumalechari, Advs.
Respondent AdvocateA. Viswanatha Iyer, ;K.S. Sunderam, ;P.M. Srinivasa Iyengar and ;P.V. Srinivasachari, Advs.
Excerpt:
.....the order has been made; and from the date of the order, the person who has got the order for payment out in his favour becomes the owner of the moneys, notwithstanding that he may not have got actual possession of the same. there can therefore be no valid attachment of these moneys subsequent to the order for payment out. the issue of a cheque, or payment out of the money, is a ministerial act and any delay in this respect cannot prejudice the right of the person who has obtained the order for payment out. if the judgment-debtor against whom an order for attachment has been made and the application in whose favour the order for payment out has been made is one and the same person, the proeprty, though it ceases to be in the custody of the court, does not cease to be held by the..........a similar reference was made to rajagopalan 3 and the learned counsel for the applicant in whose favour payment out order had been made relied upon the judgment of kumaraswami sastriar j. in 'c. s. no. 774 of 1923 dated 27th january 1926 the attaching decree holder in c. s. no. 181 of 1948 took out application no. 794 of 1951 for directions to retain the attached amount viz., rs. 1,604-4-0 and send it to the transmitting court. with reference to the respective contentions of the applicant in whose favour payment out has been ordered and the attaching decree-holder, the learned judge observed as follows:"prom the records i find that there was an order of attachment issued by the registrar. court of small causes, to attach a sum of rs. 1,604-4-0 and that the attachment was executed and.....
Judgment:
1. This reference raises a question of some importance which comes up frequently for consideration on the Original Side of the High Court.

2. In and by the decree in C. S. No. 423 of 1949, the applicant herein, who is the third plaintiff in the suit, became entitled to a sum of Rs. 3800/10/- out of the entire sum standing to the credit of that suit. He asked for payment out of a sum of Rs. 3,753-2-0 being the balance he was entitled to, after retaining a sum of Rs. 47-8-0 being the cost of stamps for engrossing the decree. On the 20th April 1951, the learned Master passed an order ordering payment out. An order of attachment of the moneys standing to the credit of the applicant in this suit was issued by the Court of Small Causes in execution of a decree obtained by one Krishnamruthi Ayyar against the applicant in Small Cause Suit No. 361 of 1951, and the said order of attachment was received in this Court on 26th April 1951. Attachment was effected by this Court, and the original order was returned after service. Though the attachment was subsequent to the order for payment out, a cheque was issued in favour of the applicant in pursuance of the order of the learned Master dated 20th April 1951 after deducting the amount for which the attachment was issued. Objection having been taken to the matter is posted before me for orders.

3. The contention on behalf of the applicant is that once an order has been made for payment out there is no fund in Court available for attachment and that the order of attachment must have been returned with the endorsement that there is no fund in Court available for attachment. In support of this contention, the view expressed by Kumaraswami Sastri J. on 27th January 1926 in C. S. No. 774 of 1923, in almost similar circumstances is cited which is as follows;

"I think the correct rule is that, where a Court orders payment to be made, that order must be treated as if the payment had actually been made at the date of the order so as to prevent subsequent attachment on the money in Court. There is always a certain interval between the passing of the order and its issue and the payment being made on the strength of that order and I do not think that the party should be prejudiced simply because there is delay. When he has actually got the order, the proper course is to treat the order of payment as an actual payment so far as the rights of third persons to attach are concerned."

A different view was taken by Rajagopalan J. in application 'No. 794 of 1951, in C. S. No. 181 of 1948', by his order dated 26th February 1951. In that case, in pursuance of a decree passed on 30th January 1951 in terms of the memorandum of compromise certain payments were directed to be made out of the funds in Court to the parties to the compromise decree. Subsequent to the date of the decree, two attachments were received on 7-2-1951. A similar reference was made to Rajagopalan 3 and the learned counsel for the applicant in whose favour payment out order had been made relied upon the judgment of Kumaraswami Sastriar J. in 'C. S. No. 774 of 1923 dated 27th January 1926 The attaching decree holder in C. S. No. 181 of 1948 took out application No. 794 of 1951 for directions to retain the attached amount viz., Rs. 1,604-4-0 and send it to the transmitting Court. With reference to the respective contentions of the applicant in whose favour payment out has been ordered and the attaching decree-holder, the learned Judge observed as follows:

"Prom the records I find that there was an order of attachment issued by the Registrar. Court of Small Causes, to attach a sum of Rs. 1,604-4-0 and that the attachment was executed and the warrant returned. Mr. D. R. Krishna Rao for the respondent contends that since there was an order passed by this Court that the amount including this amount of Rs. 1,604-4-0 should be paid over to the Respondent and since that order was long prior to the attachment effected at the instance of the applicant, the money vested in the respondent on the date of the order of this Court, and that there was therefore nothing still in the custody of the Court which could be attached under Order XXI, Rule 52, Civil P. C. But I cannot be called upon to pronounce upon the soundness of this contention or otherwise in these proceedings. The attachment was ordered by the Court of Small Causes, and the validity of that attachment will be for the Court of Small Causes to decide. It is perfectly open to the respondent to move the competent Court to decide whether the attachment which had been ordered to be effected and which has been effected in pursuance of that order is valid or not. If the attachment is set aside by the attaching Court, then the money will be available for payment out to the respondent. But I am unable to accept the contention of Mr. D. R. Krishna Rao for the respondent, that it is for this Court to decide whether the order of attachment issued by the Court of Small Causes was validly executed or not." This view of Rajagopalan J. apparently proceeds on the language of the proviso to Order XXI, Rule 52, Civil P. C. which provides that: "Where such property is in the custody of a Court any question of title or priority, arising between the decree-holder and any other person, not being the judgment-debtor, claiming to be interested in such property by virtue of any assignment, attachment or otherwise, shall be determined by such Court." The proviso to Order XXI, Rule 52 comes into operation only after there has been an attachment of the fund in Court. Only when there is a fund fn Court which would be available for attachment in pursuance of an order issued by another Court, the claim relating to the fund attached should properly be raised before the Court which issued the order of attachment. Could it, however, be said in the present case that, after an order for payment out had been made on the 20th April 1951, there was any fund in Court available for attachment under the order issued by the Court of Small Causes? Under Order XXI, Rule 52, if the property to be attached is in the custody of any Court the attachment shall be made by a notice to such Court requesting that such Court may hold the property subject to further orders of the Court from which the notice is issued.

4. The sum of Rs. 3753-2-0 ordered to be paid out was no doubt in the custody of the Court on 26th April 1951 when the order of attachment was received. But it is not sufficient if the property (here money) was fn the custody of the Court. It must have been in the custody of the Court to the credit of the judgment-debtor, i.e., the third plaintiff-applicant, or it must be shown that the money was held on his behalf. In view of the order for payment out made on the 20-4-1951, from the date of the order the money must be deemed to have been held on behalf of the person in whose favour the order for payment out has been made. Further, once an order for payment out has been made, it must be treated that the property in these moneys has passed to the person in whose favour the order has been made; and from that date of the order, the person, who, has got the payment out order in his favour, becomes the owner of the moneys, notwithstanding that he may not have got actual possession of the same, As was observed by Kumaraswami Sastriar J. once an order for payment out has been made, it must be treated that payment out has been actually made and whatever amount that was ordered to be paid out, belonged to him and it cannot be made available to the claim of third parties to that amount. There can therefore be no valid attachment of these moneys subsequent to the order for payment out. On the passing of the order which is the judicial act, the property is transferred to the person in whose favour the order is made and the issue of a cheque, or payment of the money is a ministerial act, and any delay in the performance of which could not prejudice the right of the person who has obtained the order for payment out. For instance suppose an immovable property has been in the possession of a receiver appointed by Court, it must be treated to be in the Court's custody. If during the possession of the property in the hands of the receiver, an order for sale is made by the Court and the sale in favour of any purchaser is confirmed and if after such confirmation and before actual delivery of possession of the property by the receiver to the purchaser an attachment order of the property is received, it cannot be said that the property could be validly attached. The circumstance that the possession continued to be with the receiver notwithstanding that the sale in favour of the third party has been confirmed, would not be sufficient to treat the property as the property of the parties on whose behalf the receiver was appointed. The correct and also the reasonable view that could be taken in such cases is that when once an order for payment out is made, there cannot be any subsequent attachment of the moneys, even though the moneys continue to remain in Court and no cheque has been issued to the party.

5. In the present case the difficulty, however, arises in view of the judgment-debtor in the Small Cause suit against whom an order for attachment has been made and the applicant in whose favour the order for payment out has been made are one and the same person viz., the third plaintiff. If the applicant in the application for payment out is a third party, the principle that is now laid down will be applicable and the third party -- applicant would be en titled to the amount once the order for payment out is made, notwithstanding any order of attachment subsequently received on the ground that the funds in Court ceased to be held on behalf of the judgment-debtor under the order of attachment. It is, however, stated by Mr. E. R. Krishnan, learned counsel for the applicant, that the two persons are different, the decree in the Small Cause Court being against the 3rd plaintiff in his capacity as the executor of Chokkammal, while the payment out order here was in his favour. But a reference to the decree in this Court shows that he was added as an executor of the 1st plaintiff Chokkammal and the payment out order could only be in his capacity as executor of Chokkammal, who is the 1st plaintiff in this suit. There is certainly therefore no difference between his position in this suit and his position in the Small Cause suit. So, in this case, the property, though ceases to be in the custody of the Court, does not cease to be held by the Court on behalf of the judgment-debtor in the Small Cause suit, who is the very same person as the applicant. The amount would therefore stand to the credit of the applicant--3rd plaintiff. It cannot there fore be contended that the judgment-debtor who is the third plaintiff-applicant has ceased to have any interest in the amount and there fore the amount cannot be attached. I am of the opinion that in this case the attachment must be given effect to and the payment out could only be in respect of such amount that is available after deducting the amount mentioned in the warrant of attachment.


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