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Ramasami Iyer and anr. Vs. Vedambal Ammal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1934Mad604
AppellantRamasami Iyer and anr.
RespondentVedambal Ammal
Cases ReferredVararaghava v. Varada
Excerpt:
- - ' this provision, in our opinion, treats the attachment as a proceeding in execution of the decree and the application for attachment may well i therefore be treated as one for execution......obtained a preliminary decree in o.s. no. 8 of 21, of the sub-court, mayavaram, for possession and mesne profits against the same judgment-debtor under order 20 rule 12, civil p.c. declaring her right to the properties and ordering an inquiry into mesne profits. in execution of his decree in s.c.s. no. 1021 of 1927, money in the hands of the garnishee was attached and deposited in court to the credit of the decree-holder in s.c.s. no. 1021 of 1927 on 2nd december 1929, in e.p.r. no. 19 of 1925 the responded had applied for attachment of the very amount under order 21, rule 42, civil p.c., and the attachment had been ordered on 18th march 1925. on 14th december 1929 she filed m.a. no. 435 of 19291 for the ascertainment of mesne profits. on 25th january 1930 she filed the application out.....
Judgment:

Madhavan Nair, J.

1. The petitioners are the decree-holders in Small Cause Suits Nos. 747 of 1928 and 1021 of 1927, of the Sub-Court, Tuticorin who obtained decree in those suits against the same judgment-debtor. The respondent obtained a preliminary decree in O.S. No. 8 of 21, of the Sub-Court, Mayavaram, for possession and mesne profits against the same judgment-debtor under Order 20 Rule 12, Civil P.C. declaring her right to the properties and ordering an inquiry into mesne profits. In execution of his decree in S.C.S. No. 1021 of 1927, money in the hands of the garnishee was attached and deposited in Court to the credit of the decree-holder in S.C.S. No. 1021 of 1927 on 2nd December 1929, In E.P.R. No. 19 of 1925 the responded had applied for attachment of the very amount under Order 21, Rule 42, Civil P.C., and the attachment had been ordered on 18th March 1925. On 14th December 1929 she filed M.A. No. 435 of 19291 for the ascertainment of mesne profits. On 25th January 1930 she filed the application out of which this appeal arises, M.A. No. 48 of 1930, for rateable distribution, under Sections 73 and 151, Civil P.C. of the amount attached in respect of future profits which have to be as certained hereafter and for which she had already filed M.A. No. 435 of 1929. The appellants who had also applied for rateable distribution opposed the respondent's application on the ground that Section 73, Civil P.C., is inapplicable inasmuch as she had not made her application to the Court before the receipt of assets and there was no application from her 'for execution of the decree for the payment of money,' as required under the section. The latter objection is based on the ground that an inquiry into mesne profits being a proceeding in the suit itself under Order 20, Rule 12, even though under Order 21, Rule 42, a decree-holder for mesne profits may obtain an attachment before the amount is ascertained, still to enable him to claim the benefit under Section 73 he must have filed a petition for execution after the amount is ascertained. These objections were overruled by the lower Court and rateable distribution was ordered in favour of the respondent.

2. The above objections have again been pressed before us. It is clear that if E.P.R. No. 19 of 1925, the application for attachment under Order 21, Rule 42, can be considered to be an application for execution, then both the objections of the appellants are answered. Order 21, Rule 42 says that

Where a decree directs an enquiry as to means profits...the property of the judgment-debtor may, before the amount due from him has been ascertained, be attached, as in the case of an ordinary decree for the payment of money.

3. The attachment in the present case was obtained by the respondent under this rule. In Vararaghava v. Varada (1882) 5 Mad. 123, it was held under the old Code that the bolder of a decree for unascertained mesne profits who has applied to the Court to ascertain the amount thereof and to attach immovable property under Section 255 (corresponding to Order 21, Rule 42 of the present Code) comes within the ipurview of Section 295 (corresponding to the present Section 73, Civil P.C.) and is entitled to share rateably with the attaching creditor in the assets realised. In the course of the judgment the learned Judges pointed out that

the decree held by the petitioner for mesne profits was a decree for money. Although the amount was still uncertain, the petitioner had applied to the Court to execute that decree.

4. It is argued for the appellants that as under the old Code the ascertainment of mesne profits was a proceeding in execution, the application in that behalf was sufficient to satisfy the requirements of Section 73; while under the present Code the ascertainment of mesne profits is a proceeding in the suit itself, (Order 20, Rule 12, Civil P.C.), and therefore unless a petition for execution after the amount of mesne profits has been ascertained is filed, the respondent cannot apply under Section 73. For the purpose of Section 73 the difference in procedure between the two Codes with regard to the ascertainment of mesne profits does not necessarily lead to the conclusion that without an application for execution after the ascertainment of profits rateable distribution cannot be claimed by the respondent. The Code allows under Order 21, E. 42, an attachment to be made to realise the amount to be ascertained in future 'as in the case of an ordinary decree for the payment of money.' This provision, in our opinion, treats the attachment as a proceeding in execution of the decree and the application for attachment may well i therefore be treated as one for execution. It is not unreasonable therefore; to hold that as soon as the amount is ascertained the application made for obtaining the attachment becomes one for the execution of the decree for the realisation of the ascertained money. In this connexion it may be observed that Rule 42 finds a place under Order 21, the order relating to the execution of decrees. If the view expressed above is not accepted, it would mean that under the old Code the decree-holder would under circumstances similar to those appearing in the present case be entitled to obtain rateable distribution, while he cannot do so under the present Code. In our opinion, there is no justification for such a conclusion. In Mulla's Commentaries of the Civil P.C. under Section 73 the following statement of law appears:

A decree for the payment of mesne profits is a 'decree for the payment of money' within the meaning of this section, notwithstanding that the amount of mesne profits has not yet been ascertained. The holder of such a decree, who has applied for attachment under Order 21, Rule 42 (Code of 1882, Section 255) is entitled to a rateable distribution with other decree holders under this section;

and the authority referred to for this proposition is Vararaghava v. Varada (1882) 5 Mad. 123, the decision under the old Code we have already quoted. For the above reasons we hold that under the present Code the respondent can claim rateable distribution under Section 73 Civil P.C. It cannot be doubted that, in equity the distribution of the assets in this case should abide the passing of the final decree. The respondent was the first to attach the amount; in question and the delay in passing the final decree should not in our opinion be allowed to stand in the way of her obtaining rateable distribution. She has made the application under Section 151, Civil P.C., also. We think this is pre-eminently a case for the application of that section. In our opinion, both under Section 73, and under Section 151, Civil P.C., the respondent's claim for rateable distribution should be recognized. We confirm the lower Court's order and dismiss this Civil Revision Petition with costs.


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