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P.V.S. Krishnamurthy Pillai and anr. Vs. P.V.S. Sundaramurthy Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1932Mad381
AppellantP.V.S. Krishnamurthy Pillai and anr.
RespondentP.V.S. Sundaramurthy Pillai and ors.
Cases Referred and Maharaj Bahadursing v. Forbes A.I.R.
Excerpt:
- - venkatachalam was a well-known condiment and ice manufacturer of madras. 2,000 was lent before the insolvency, it was after the act of insolvency complained of in the adjudication petition and that this amount is not payable. 3 of 1930; he complains against the direction in clause 6 of the decree that as regards the debts which defendant 1 has contracted, if plaintiff 1 is proceeded against by the creditors, defendant 1 is liable to make good to plaintiff 1 the loss occasioned to him by such proceedings. because i did not like to decide the question whether they did or did not fill the character of garnishees, i said that the judge sitting in insolvency may inquire into the matter provided the sons till the character of garnishees; i am also clearly of opinion that no suit for.....ramesam, j.1. the facts out of which these appeals arise are briefly these: one p. venkatachalam was a well-known condiment and ice manufacturer of madras. he acquired considerable property and died. one of his sons subbaraya pillai predeceased him leaving a son sundaramurthi. another son of p. venkatachalam, namely, subramania pillai was appointed executor of his last will and testament. another son murugesam pillai and some others including sundaramurthi pillai instituted c. s. no. 238 of 1905, in the high court (original side), madras, for partition and administration of the properties of venkatachalam. sundaramurthi claimed in that suit a fifth share in the properties of the deceased venkatachalam. by the decree in that suit sundaramurthi was declared entitled to a fifth share in all.....
Judgment:

Ramesam, J.

1. The facts out of which these appeals arise are briefly these: One P. Venkatachalam was a well-known condiment and ice manufacturer of Madras. He acquired considerable property and died. One of his sons Subbaraya Pillai predeceased him leaving a son Sundaramurthi. Another son of P. Venkatachalam, namely, Subramania Pillai was appointed executor of his last will and testament. Another son Murugesam Pillai and some others including Sundaramurthi Pillai instituted C. S. No. 238 of 1905, in the High Court (original side), Madras, for partition and administration of the properties of Venkatachalam. Sundaramurthi claimed in that suit a fifth share in the properties of the deceased Venkatachalam. By the decree in that suit Sundaramurthi was declared entitled to a fifth share in all the properties and under that decree he got various properties besides a sum of about two lakhs. During the pendency of that suit a son was born, namely, Krishnamurthi. Sundaramurthi seems to have lived an extravagant life leading to wastage of the family property and heavy debts. The present suit was filed on 11th February 1927 by his minor son Krishnamurthi already mentioned and his daughther appearing through their mother as next friend for partition and for other reliefs appropriate to a son and daughter. Sundarmurthi was defendant 1 in the suit. Defendants 2, 4 and 5 are creditors claiming to hold mortgage rights over some of the family properties and the plaintiff questions the validity of these debts. Defendant 3 is a purchaser of house and ground No.182, Popham's Broadway, Madras, belonging to the family under a sale by public auction held at the instance of defendant 4 under power contained in a mortgage executed by defendant 1 in favour of defendant 4. The validity of the mortgage and sale is also impugned by the plaintiff's. Meanwhile on 3rd March 1927, an application was filed to declare defendant 1 an insolvent.

2. The act of insolvency with which he was charged was that his property was attached on 29th January and it was allowed to remain under attachment for a period of throe weeks, that is up to 19th February. Defendant 1 was adjudicated insolvent on 14th March. As a result of this adjudication the Official Assignee of Madras was added as defendant 7 on 1st Saptember 1927. On the ground that one V. Rangayya claimed to be in possession of two houses, Nos.76 and 77, Poonamallee High Road, under a mortgage and claimed to recover rents thereof on the ground of an equitable assignment of rents executed by defendant 1 on 5th November 1926, the said Rangayya was made defendant 6. Kumaraswami Sastri, J., before whom the case came on for trial passed a decree for partition after declarring that the sale to defendant 3 was valid and that the mortgage in favour of defendant 4 was made for discharging the antecedent liability of defendant 1 and was therefore binding on the plaintiff. So far as defendant 2 was concerned defendant 1 had incurred debt under three documents Exs. 15, 16 and 17; but Exs. 15 and 17 were not registered and therefore were invalid as mortgages. As to Ex. 16 it was valid as a mortgage but it was not for an antecedent debt and did not bind the share of plaintiff 1. There were two debts Rs. 4,000, and Rs. 2,000, due to defendant 6. So far as the first debt of Rs. 4.000 was concerned, though the creditor defendant 6 had the right to collect the rents, he had no actual mortgage. As to the other debt of Rs. 2,000 it was incurred after insolvency and was not binding on the plaintiff. The learned Judge also directed an account to be taken and passed a preliminary decree accordingly. Appeal No. 3 of 1930 is an appeal against this decree by the plaintiffs. Defendant 6 and the Official Assignee have filed a memorandum of objections.

3. Taking up O. S. Appeal No. 3 first it is argued by the learned advocate that the mortgage in favour of defendant 4 was not incurred for an antecedent debt. The facts relating to this part of the case are these: There were two houses Nos. 182, Popham's Broadway, and 75 Poonamallee High Road. They originally fell to the share of Loganatham, another son of Venkatachalam in the partition suit. In that suit Messrs Parry & Co. were appointed receivers and they executed sale deeds in favour of Loganatham, Exs. 1 and 22. He mortgaged both these items to one Nagu Sah on 24th April 1922 by Ex. 23 for Rs. 35,000. This mortgage contained a power to sell and Nagu Sah brought No. 182, Popham's Broad way, to sale. At the auction held on 8th June 1923 it was purported to be purchased by Sundaramurthi, defendant 1, through his agent Kumaraswami who was a clerk of Mr. S. Duraiswami Ayyar, an advocate of this Court. Loganatham Pillai had borrowed a sum of money under a promissory note Ex. 5 dated 25th April 1922, from one Narayana Sah, and to discharge this debt he sold No. 75 Poonamallee High Road, for Rs. 12,800 to Sundaramurthi under Ex. 3, dated 20th July 1923. Sundaramurthi as a matter of fact had not with him the amount of Rs. 35,000 and Rs. 12,800 required for the above two transactions.

4. He therefore approached Mr. Duraiswami Ayyar for a loan to enable him to complete these two transactions. He had also borrowed from Mr. Duraiswami Ayyar other sums of money amounting to nearly Rs. 12,000 for his business which was described to be some dealings in fibre through a company in Salem known as Rockforts and Co. When defendant 1 borrowed these various sums of money amounting to Rs. 12,000 he submortgaged in favour of Mr. S. Duraiswami Ayyar, an equitable mortgage which he held from Mr. L. A. Govindaraghava Ayyar of a house named 'Palm Grove' in Mylapore. On 31st August an account was made of the total amount due from defendant 1 to Mr. Duraiswami Ayyar and it was found to be Rs. 62,212-12-4--Mr. Duraiswami Ayyar having undertaken the liability to pay the amounts of Rs. 35,000 and Rs. 12,800 for the sales. At about this time defendant 1 approached Mr. D. K. Asher, Secretary and Trustee of defendant 4, who is described as Sri Madan Mohanji Temple. He represented to Mr. Asher that money was required for the purpose of completing the purchase of the two houses from Loganatham and for family business. On the representation of defendant 1 Mr. Asher on behalf of the temple advanced a sum of Rs. 25,000 on 11th August 1923, under Ex. 2.

5. As a matter of fact this sum of Rupees 25,000 raised by defendant 1 was not utilised by defendant 1 for the purpose of discharging the debt incurred in connexion with the sales but for some other business of his own. We have already soon that ultimately Mr. Duraiswami Ayyar took on himself the task of paying Rs. 12,800 and Rs. 35,000 payable under the sales, but up to 11th August (the date of Ex. 2) the transaction had not yet been settled. On the representation of defendant 1 Mr. Asher lent the money. On these facts the learned Judge found that there was an antecedent debt and the mortgage was made by defendant 1 representing that money was required for the purpose of paying off debts and therefore it was binding on the plaintiffs. We agree with the finding. The fact that defendant 1 did not actually utilise this amount for the purpose of the sales but for some purpose of his own does not matter. The result is that O. S. Appeal No. 3 must be dismissed with costs. Respondents 2, 3 and 4, 5 and 7 will each get one set (in all four sets) proportionate to the value of their claims. The appellant did not press the binding nature of the debts of the other respondents in this appeal.

6. There is a memorandum of objections filed by defendant 6 Rangayya in this appeal. It will be convenient to take up the memorandum of objections with his own Appeal No. 30 of 1930 as the points covered by both are practically the same.

7. Coming to O. S. Appeal No. 30 of 1930, the facts relating to this appeal are these: The appellant is a money-lender of Madras. He is also a joint trustee of same temple. On 5th November 1926 defendant 1 borrowed a sum of Rs. 4,000 and executed a promissory note for the amount Ex, 17. On the same day he executed a power-of-attorney and an agreement enabling the creditor to collect the rents of the two houses, Nos. 76 and 77, Poonamallee High Road and to let them out to others if necessary, if the then tenants vacated the premises. This is Ex. 28. On the same day he wrote letters to the tenants asking them to pay rents to Rangayya. The tenants replied agreeing to do so. Sundaramurti wrote another letter to Rangayya undertaking not to cancel the power-of-attorney and not to deal with the properties until the debt is discharged: vide Ex. 29, to which these are enclosures. On 9th March 1927 defendant 1 executed in favour of Rangayya another promissory note for Rs. 2,000: Ex. 34. There is one other document on the record which is found stitched along with the power-of-attorney Ex. 28 which also purports to bear the date 5th November 1926. It purports to be an agreement to execute a mortgage within three months of the two houses Nos. 76 and 77 in respect of which the power-of-attorney was executed. On the basis of this agreement Rangayya filed a suit, C. S. No. 40 of 1929, for specific performance of the agreement by execution of a mortgage deed. This suit came on before Waller, J., who found that the agreement was antedated and that it was really executed on 9th March 1927 and therefore dismissed the suit. O. S. No. 30 of 1930 is against this decree. The grounds raised in this appeal were also raised by Rangayya in the memorandum of objections he filed in O. S. Appeal No. 30 of 1930. It will therefore be convenient to dispose of these together.

8. In the partition suit the Official Assignee remained ex parte. He did not file a written statement, nor did he raise any ground on the question of the genuineness of the loan of Rs. 4,000 and Rs. 2,000. The learned Kumaraswami Sastri, J., observed in his judgment:

The amount borrowed from defendant 6 is Rs. 6,000. He is a professionel money-lender and I think that 22 per cent interest with an agreement to give security is exorbitant.... It is argued for plaintiff 1 that although Rs. 2,000 was lent before the insolvency, it was after the act of insolvency complained of in the adjudication petition and that this amount is not payable. That will be a matter for the Official Assignee to come by a separate application, if he is so advised, in the insolvency proceedings. But so far as this suit is concerned, I think Rs. 6,000 is due as there is no defence raised of want of consideration, and that defendant 6 is entitled to that amount with interest at 12 per cent per annum from the dates of the loans to the date of payment.

9. He then observed that the Rs. 2,000, being lent after the filing of the partition suit, would not in any event be binding upon plaintiff 1. In spite of the above findings there are no objections raised by the Official Assignee that the debts themselves are not due. We must therefore agree with the finding of the learned Judge that the amount of Rupees 6,000 was due to defendant 6. That being so, the question whether the amount was actually lent is res judicata between the parties in the later suit, C. S. No. 40 of 1929 and it is not open to the defendant in the later suit to raise the question of consideration. On this ground we do not agree with the observations of Waller, J. in the second suit:

It is most improbable that anyone would have lent him Rs. 4,000 merely on the agreement.... Still less likely is it that the further Rs. 2,000 would have been lent four months later.

10. I think it is not open to raise the question whether consideration has passed as it has been previously found in the first suit and no objection was raised in O. S. A. No. 3 of 1980 by the Official Assignee, nor was, any ground raised by the appellant-plaintiff in appeal against him. We must therefore assume that the Rs 6 000 was lent by Rangayya to Sundaramurthi. Only so far as the second loan is concerned, Sundaramurthi is liable for the amount and not his son, as the loan was given after the suit for partition was filed. It has been repeatedly held by the Judicial Committee that the filing of a suit for partition effects a severance in status from the date of the filing of the plaint. This is subject only to the condition that the suit terminated in a decree and is not withdrawn. In the present case the suit for partition was filed on 11th February and the loan of Rs. 2,000 was advanced on 9th March and therefore it cannot bind the son.

11. The next question we have to discuss in this appeal is whether the agreement on which the suit for specific performance was based was antedated. Waller, J., in his judgment observes that the promissory note, the letter and the power-of-attorney are signed with the same ink, but it is quite different from that used on 9th March. Though the agreement bears the date 5th November, the ink is the same as that of 9th March. Though no doubt such a thing is possible, still this is certainly rather a curious circumstance and taken with the other circumstances in the case supports the case for the respondents. It is significant that the agreement was not mentioned in any of the other documents executed on 5th November 1926, namely, the promissory note, the power-of-attorney and the letter. We are therefore inclined to agree with Waller, J., that this agreement was really antedated. We are not therefore prepared to give a decree for specific performance on the basis of this letter which was actually executed on 9th March, that is, after Sundaramurthi became an insolvent. Though the actual adjudication was on 14th March the adjudication dates back to the act of insolvency, namely, 19th February.

12. Mr. Viswanatha Sastri, the learned advocate for the appellant then contended in the alternative that even apart from the agreement he had already an equitable mortgage or at least an irrevocable power-of-attorney creating an interest and that these are enough to be binding on the Official Assignee and that also on the ground of part performance he is entitled to stand in the position of a mortgagee. The power-of-attorney creates an interest only in the rents and not in the property. The learned advocate relied on Bowstead on Agency, Article 138. According to this article where the authority of an agent is given by deed for the purpose of protecting or securing any interest of the agent it is irrevocable during the subsistence of such interest. As already observed the only interest created is in the rents. There is no interest in the immovable property. So far as rents had already accrued, one may say that the creditor Rangayya acquired an interest in them, and until that interest is realized, the agency is irrevocable. But as to rents which are to accrue in future, they are not property in existence and it cannot be said that the creditor has an interest in such property. The utmost is there is only an agreement which enables him to collect rents of the property after they accrue. This does not amount to a mortgage or transfer of the interest in rent so as to bind the Official Assignee. In the partition suit Mr, A. K. Ramachandran was appointed receiver on 23rd March. Immediately after his appointment he gave notice to tenants demanding them to pay rent. Mr. Viswanatha Sastri replied on behalf of Rangayya by Ex. 32 claiming some right over these rents and mentioning that he had also written to the Official Assignee. Mr. Ramachandran replied that he took charge of the property under orders of Court and suggested to him to apply to the Court--Ex. 32-a, It was as a result of this correspondence that Rangayya was made a defendant in the partition suit. Practically he lost possession of the property. It is true that he was authorized to let the premises to other tenants if the original tenants vacated. But this is different from his being authorized to get into possession. Article 138 of Bowstead on Agency declares that an authority expressed to be irrevocable in the article is not determined by the bankruptcy of the principal. But, as I have already observed, the power of attorney is effectual as conveying his interest only as to rents that have accrued; neither as to future rents nor as to the property can it prevent its vesting in the Official Assignee. The learned advocate also relied on Cooto on Mortgages, p. 61, and a number of English cases cited therein. It must be remembered that there is no law of registration in England and where possession is given for the purpose of securing a debt it will easily be construed as a mortgage--a process not permissible in India; and an equitable mortgage can be made; here only by deposit of title-deeds. It is admitted that the title deeds of the two houses in the Poonamallee High Road were really with defendant 2, the Royal Bank of Scotland, and were not deposited with Rangayya. In Spooner v. Sandilands 62 E.R. 939 a warrant of attorney which was executed as collateral security authorized the creditor to take possession of the lands. In the present case the power of attorney authorized Rangayya only to let the premises again to other tenants and not to take possession himself.

13. In Re Davis the Ex parte Rawlings [1889]22Q.B.D.193 the property assigned consisted of a definite number of instalments in respect of a hire purchase agreement relating to property and it was held that the assignment was valid against the trustee in bankruptey. But in the case before us the rents accruing due in future cannot be regarded as property in esse and therefore there can be no valid assignment of the rents so as to bind the Official Assignee. Rent does not accrue unless there is a tenant occupying the premises. As a matter of fact, one of the tenants vacated one of the houses almost immediately after the transaction and it remained vacant. No rent can accrue unless a new tenant occupies the house. Therefore the assignment of rent to accrue in future cannot be regarded as assignment of property in case and even then it does not avail to give a mortgage over the property. It is true that contracts enforceable against an insolvent may be enforceable against the Official Assignee, though even then there is a discretion in the Court: vide Nagarathna v. Chidambaram: : AIR1928Mad860 . But in the present case we find that there was no agreement in November 1926. Mr. Viswanatha Sastri relied on Official Assignee v. Fakirji Cowarji, A.I.R.1930Sind77 where it was held that though legal formalities had not been complied with equity treats the transaction as an agreement to make over the benefit of the mortgage which will be enforced. But in this case there is no agreement to mortgage, nor is there any equitable mortgage. That being so, there is nothing to enforce. The result is that O. S. A. No. 30 of 1930, in so far as it is against the decree refusing specific performance, must be dismissed with costs of respondent 2, the Official Assignee--Respondent 1 (one set) in both Courts. Any other finding in the judgment as to consideration must be vacated.

14. We now come to the memorandum of objections filed by the Official Assignee in O. S. A. No. 3 of 1930; he complains against the direction in Clause 6 of the decree that as regards the debts which defendant 1 has contracted, if plaintiff 1 is proceeded against by the creditors, defendant 1 is liable to make good to plaintiff 1 the loss occasioned to him by such proceedings. I think this complaint is justified. All that has been laid down in the cases is that in a suit for partition provision must be made for the payment of father's debts and the rest of the property must be divided: Venku Reddi v. Venku Reddi A.I.R.1927Mad.471. The decree in this case directs that, whenever creditors proceed against the plaintiff, in the first instance the plaintiff is entitled to contribution from defendant 1. This kind of accounting between father and son in respect, of pre-partition debts cannot be allowed. In the present case all the properties are sold by the receiver and so far as the secured creditors are concerned most of their debts have been paid off. But it happens in many cases that some more amounts are due. The whole debt due to defendant 2 remains due and the amount realized is lying in Court. No part of this money ought to be paid to plaintiff 1 until all the debts of the father are paid off and only in the balance so left the plaintiff should get a half share. In this case it seems to be practically admitted that the funds now lying in Court will not be enough to pay off all the debts binding on the son. Whether it is so or not, in this case on the report of the Official Referee a further direction will have to be given for paying off all the debts binding on the son and the balance will be divided. There is no need for a direction of the kind mentioned in Clause (6) of the decree. Clause (16) of the decree directs that the Official Referee should take accounts and submit his report and proceedings to this Court.

15. We are informed that on an ex-parte application made by the Official Assignee before Waller, J., without giving notice to the various creditors he passed an order staying further action on the part of the Official Referee and directed the amount lying in Court to be paid into the hands of the Official Assignee. But on further application made by the creditors an order was obtained from another Bench consisting of Beasley, C. J., staying this portion of Waller, J's. order and directing that the amount should remain in Court to the credit of the partition suit. We thus see a sort of conflict between the insolvency jurisdiction and the ordinary jurisdiction of this Court and it is desirable to indicate a procedure so as to avoid this conflict. It has been held in Sat Narain v, Behari Lal that the insolvency of a father does not involve the insolvency of the son and the son's share does not vest in the Official Assignee though the father's power to sell the son's share for debts binding on the family may vest in the Official Assignee. But it was held by a Full Bench in Re. Baluswami Ayyar : AIR1928Mad735 , that such power of sale terminates with the severance of the joint family status. In the present case neither the father nor the Official Assignee has any power to deal with the son's share after 11th February 1927, In the course of argument in that case there was a suggestion that wherever a partition is allowed to have this effect the Official Assignee's rights are prejudiced by the partition and with reference to that suggestion which found favour with my brother Phillips, J., I observed that no substantial right of the Official Assignee was affected but only that one of several remedies open to him was lost. I tried to enumerate these remedies. The first I mentioned was that the Official Assignee associating himself with the creditors can file suits against the sons and obtain decrees. Secondly I suggested that in the suit for partition he can be made a party and he can ask for decrees in favour of the creditors. I then observed:

There is possibly a third remedy open. The Judge sitting in insolvency may if he thinks proper decide the question raised by the Official Assignee as between himself and the sons provided the sons fill the character of garnishees.

16. At p. 443 (of 51 Mad.), I again repeated the observation that, if the Judge sitting in insolvency thinks it would serve any purpose that he should enquire into the binding nature of the debts, he may do so provided the sons fill the character of garnishees. In that case whether the sons can fill the character of garnishees was not argued before us and I did not decide the question. Because I did not like to decide the question whether they did or did not fill the character of garnishees, I said that the Judge sitting in insolvency may inquire into the matter provided the sons till the character of garnishees; and I preceded my observation with the word 'possibly' because if the sons did not fill the character of garnishees this third remedy does not exist. Relying on my observations Curgenven and Bhashyam Ayyangar, JJ., in a later stage of the same case reported as Ramachandra Ayyar v. Official Assignee of Madras A.I.R.1931 Mad.317 said that there is no objection to the question of the binding nature of the debts as between father and son being decided in insolvency proceedings at the instance of the Official Assignee. At p. 748, Curgenven, J., after quoting from my judgment proceeds to refer to the Full Bench decision in Official Assignee v. Narasimha -Mudaliar : AIR1929Mad705 about the scope of Section 7. He then refers to Ramasomayajulu v. Official Receiver, Godaveri : AIR1926Mad360 and Maharaj Bahadursing v. Forbes A.I.R.1921P.C.27 as instances where Section 7 had been utilized. The learned Judge then proceeds to observe:

On the other hand, it is worth to note that no decision against the applicability of the section has been cited before us. There is for instance no authority for the view that if it should suit the Official Assignee, as representing the insolvent, to bring what in effect would be a suit for partition, the insolvency Court would have no jurisdiction to entertain it.

17. With reference to these observations of the learned Judge I wish to make the following observations: Wide as the provisions of Section 7, Presidency Towns Insolvency Act, are, it does not follow that every possible dispute between the Official Assignee and the sons can be dealt with Under Section 7. Section 7 says that

the Court shall have full power to decide all questions of priorities...which may arise in any case of insolvency and decide all other questions.

18. So long as the son has not appeared before the insolvency Court, I do not see how any question can arise between him and the Official Assignee. If the son himself chooses to appear before the insolvency Court and raise questions as to the binding nature of a debt it may perhaps be decided, but so long as he does not choose to appear I do not see how any question of the binding nature of the lather's debts can be decided in insolvency behind the back of the son at the instance of the Official Assignee. The question then arises whether the Official Assignee can take steps to compel the son to appear before the insolvency Court and have the question adjudicated. The only section which enables the Court to do anything on the application of the Official Assignee is Section 36 which says:

The Court may, on the application of the Official Assignee or of any creditor who has proved his debt, at any time after an order of adjudication has been made, summon...the insolvent or any person known or suspected to have in his possession any property belonging to the insolvent, or supposed to be indebted to the insolvent, or any person whom the Court may deem capable of giving information respecting the insolvent, his dealings or property.

19. None of these descriptions apply to the son. The half-share of the son which is liable to be sold by the father or the Official Assignee to pay off the father's debts which are not immoral or illegal does not become the property of the insolvent. It is only the power of sale which the father and the Official Assignee possess. This power does not convert the son's property into the insolvent's property, especially when we remember that the power ceases to exist on the severance of the joint family. In my opinion the insolvency Court has no jurisdiction Under Section 36 to summon the son at the instance of the Official Assignee who wants to decide the binding nature of the debt between the father and son.

20. The word 'garnishee' is not used in the Presidency Towns Insolvency Act. Whether a person fills the character of a garnishee merely depends upon the language of Section 36. The learned Judges, Curgenven and Bhashyam Ayyangar, JJ., have not discussed the terms of Section 36 in coming to the conclusion that the questions between the Official Assignee and the son can be decided in the insolvency Court. I am also clearly of opinion that no suit for partition can ever be filed in the insolvency Court by the Official Assignee representing the father. The insolvency Court exists to distribute the assets between the creditors, and not for deciding partition suits or other questions between the insolvent and the rest of the world. Section 7 enables the Court to decide only such questions as may incidentally arise. But when the son is not a party to the insolvency proceedings, no such questions can arise between him and the Official Assignee and the son can never be summoned Under Section 36. The English case relied on by the learned Judges only enables important questions to be determined before distribution is made. It cannot enable partition suits to be filed before the insolvency Court or to compel persons who do not fall under the description of Section 36 to be summoned before the insolvency Court. I am therefore of opinion that no questions between the Official Assignee and the son can be decided by the insolvency Court, but they must be decided in a partition suit to which the Official Assignee is a party. I do not agree with the observations of Curgenven, J., that by money claim is meant any claim which can be ranked as divisible assets nor can it be said that because the father has got a right to sell the son's share in the joint family he has got a money claim against the son. The father can never sue the son for a money decree simply because he has got a right to sell the son's share. The effect of the Hindu joint family law is to give the father or creditor a right to sell the son's share but no more. We ought not to extend this privilege so as to convert it into a money claim.

21. In the partition suit we have already found that the debt of Rs. 2,000 is not binding on the son and that the debt of Rs. 4,000 is binding on the son. So far as the half share of the father in the net proceeds of the sale is concerned, it should be handed over to the Official Assignee because it vests in him and the Official Assignee may proceed with further distribution of that sum in the insolvency jurisdiction, but so far as the half-share of the son in that amount is concerned the Official Assignee has no right to ask that amount to be paid to him either Under Section 7 or Section 36, Insolvency Act, and all further proceedings in connexion with that fund must be for the purpose of distributing it to such of the creditors whose debts are binding in the partition suit. In my opinion the insolvency Court has no power to stay proceedings in the partition suit now pending before the Official Referee so far as the son's share is concerned. The learned advocate for the Official Assignee relied on Section 18 of the Act which says:

The Court may...stay any suit or other proceedings pending against the insolvent before any Judge or Judges of the Court or in any other Court subject to the superintendence of the Court.

22. In my opinion a partition suit which the sons file to separate the property of the insolvent from the properties of other sharers is not a suit involving a claim against the insolvent except in so far as it may involve a claim to account or a claim for money decree against the insolvent. It will be extraordinary if the insolvency Court in the exercise of powers vested Under Section 18 should stop partition suits in which the insolvent happens to be a party defendant. In my opinion the order of Waller, J., restraining the Official Referee from proceeding as per the direction in Clause 16 of Kumaraswami Sastri, J.'s decree is without jurisdiction so far as the half-share of the son is concerned. No doubt it can be justified so far as the father's half is concerned, and as we have directed that it may be paid to the Official Assignee there is no need for any stay of further proceedings before the Official Referee so far as they relate to the son's half. We therefore direct the Official Referee to proceed with the taking of accounts as directed in Clause 16 of Kumaraswami Sastri, J.'s decree and send up his report to the Court so that the Court may distribute the sums to the various creditors.

23. The costs of the creditors respondents (in both Courts) will be paid out of the fund in Court belonging to plaintiff 1.

24. The Official Assignee will be entitled to take his costs out of the estate.

25. We make no order as to costs on the memorandum of objections as between party and party.

Cornish, J.

26. I agree. I think that the Official Assignee's claim to the whole of the fund paid into Court by the receiver appointed in the partition suit is not sustainable. The effect of the son's severance of the joint status prior to his father's insolvency was that the father's power, which, on his insolvency vests in the Official Assignee, to sell the son's interest in the family property in liquidation of the father's debts, no longer existed. The partition suit put an end to it. The Official Assignee therefore has no right whatever to the son's share. He can only proceed against the debtors of the insolvent; and the fact that the Hindu law imposes on the son a liability for his father's debts does not make him in any way a debtor of the insolvent father. Half of the fund paid into Court, which represents the insolvent father's share, is all that the Official Assignee can be entitled to out of that fund. Turning to the other appeal, O. S. A. No. 30, there is no doubt that if the appellant (who was defendant 5 in the partition suit, C. S. No. 83 of 1927) could enforce against the insolvent the agreement to execute a mortgage, the agreement would likewise be enforceable against the Official Assignee, provided that the agreement was unimpeachable under the insolvency law. But Waller, J., has come to the conclusion, which appears to me to be entirely warranted by the evidence of the documents themselves, that the agreement, though it purports to have been executed on 5th November 1926, was in reality brought into existence on 9th March 1927 when the second pronote for Rs. 2,000 was executed by the insolvent in the appellant's favour, that is to say on a date between the presentation of the insolvency petition and the adjudication. Section 57, Presidency Towns Insolvency Act, protects any contract with the insolvent for valuable consideration, provided that such transaction takes place before the date of the order of adjudication and that the person with whom such transaction takes place has not at the time notice of the presentation of an insolvency petition against the debtor. The appellant must have known of the antedating of the agreement; and its purpose was obviously to defeat the insolvency law, and it is consequently not protected by Section 57 as a bona fide transaction. It follows that specific performance of it cannot be enforced against the Official Assignee. But it has been argued that the validity of the agreement is res judicata by the judgment in C. S. No. 83 of 1927, and that it is not competent for us to consider the question. All that was decided in that suit with reference to the agreement was that the stipulated rate of 22-1/2 per cent interest was an exorbitant rate to charge where the money lender professed to have security for this loan. But the Court did not determine whether the security was enforceable. In fact, Kumaraswami Sastri, J., by referring the appellant to a suit for specific performance seems to me to have expressly abstained from deciding this question.

27. The question that remains is whether the appellant is entitled by virtue of the power-of-attorney to stand in the position of a secured creditor in respect of his loan to the insolvent. In order to rank as a secured creditor the appellant must be a mortgagee, or have a charge or a lien. The power-of-attorney being unregistered would be ineffectual to create a charge on the property, even if it purported to do so which I do not think it did; and I do not see how the appellant can be regarded as having a lien in respect of the property. The power-of-attorney in his favour is limited to two things, to collect the rent from the present tenants and, in the event of a vacancy, to lot the premises to some other tenant or tenants in the name of the insolvent and to collect the rent from those tenants. By a letter of the same date the insolvent authorized the appellant to appropriate the rents so collected towards the interest due on the loan, and he undertook not to cancel the power-of-attorney till the debt was discharged. The learned Counsel for appellant has contended that his client has possession of the property under an irrevocable power, and he has referred to a passage in Coote on Mortgages p. 61 where it is stated that a power-of-attorney authorizing a party to take possession of land is a contract to charge and is not revoked by the death of the principal, or, as here by his insolvency, But the power in favour of the appellant is limited to receiving the rent from the tenants when such rent becomes payable. It does not authorize him to take possession of the houses. The power-of-attorney cannot be regarded as a contract to charge the houses. There seems to me therefore no ground for holding the power-of-attorney to be irrevocable. A power-of-attorney must, as a general rule be treated as revoked by the insolvency of the donor of the power as against the trustee under a subsequent bankruptcy: see Williams on Bankruptcy, Edn. 13, p. 321. In my opinion, the appellant is entitled to rank only as an unsecured creditor in respect of his pro-note debt.


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