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Narayanasami Chetty Vs. Vellaya Pillai - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in(1924)ILR47Mad688
AppellantNarayanasami Chetty
RespondentVellaya Pillai
Cases ReferredSubramania v. Balasubramania
Excerpt:
mortgage - decree for sale--right of decree-holder to sell in execution any of the mortgaged properties--subsequent vendee of one of the items, party to the suit--mortgagee having a subsequent mortgage on other items--no suit on the second mortgage--right of mortgagee to apply for sale of only the item purchased by vendee--decree silent as to order of sale of items--right of vendee to object to order of sale in execution--legal right or equitable discretion--transfer of property act (iv of 1882), sections 56 and 81. - 1. the district munsif's action in dismissing the mortgagee-decree-holder's execution petition because he sought to bring only the second item to sale cannot be supported. a decree-holder is entitled to execute his decree against any of the mortgaged properties vide amir chand v. bukshi sheo pershad singh i.l.r(1907) . calc. 13.2. admittedly the respondent has no right to have the properties marshalled under section 81 of the transfer of property act; nor has he as against the mortgagee the right that section 56 of the act gives to a buyer against a seller when more properties than one are subject to a common charge. in tara prasanna bose v. nilmoni kahn i.l.r. (1914) calc. 418 which was a case falling under that section, the mortgagee had foreclosed and was therefore treated as.....
Judgment:

1. The District Munsif's action in dismissing the mortgagee-decree-holder's execution petition because he sought to bring only the second item to sale cannot be supported. A decree-holder is entitled to execute his decree against any of the mortgaged properties vide Amir Chand v. Bukshi Sheo Pershad Singh I.L.R(1907) . Calc. 13.

2. Admittedly the respondent has no right to have the properties marshalled under Section 81 of the Transfer of Property Act; nor has he as against the mortgagee the right that Section 56 of the Act gives to a buyer against a seller when more properties than one are subject to a common charge. In Tara Prasanna Bose v. Nilmoni Kahn I.L.R. (1914) Calc. 418 which was a case falling under that section, the mortgagee had foreclosed and was therefore treated as representing the seller.

3. Nor is it alleged that the present is any case of fraud on the part of the mortgagee. The respondent as second defendant was a party to the suit and he did not at the time of the trial ask the Court to direct in the decree that the properties should be sold in any particular order.

4. Appayya v. Rangayya (1908) I.L.R., 31 Mad. 419 (F.B.) and Ram Dhun Dhur v. Mohesh Chunder Chowdhry I.L.R. (1883) Calc. 406 relate to the equitable discretion that Courts possess to direct at the time of deciding the suit in what order the mortgaged items shall be sold.

5. As the decree in this case is silent on the point the respondent has no legal right to demand that the decree-holder should execute his decree in any particular manner to suit the individual judgment-debtor.

6. Ramasawmy Chetty v. Madura Mill Company Ltd. (1916) 1 M.W.N. 265 is a case of marshalling. There is an observation of Srinivasa Ayyangar, J., that the Court has a discretion even at the time of execution to direct that, if the sale of one item would be sufficient to satisfy the decree, that item should be sold first. This observation is not applicable to the facts of the present case.

7. The learned Sub-Judge remarked that it was the mortgagee's fault that he did not sue on both his mortgages simultaneously. But in our opinion he was not bound to do so vide Subramania v. Balasubramania (1915) I.L.R. 38 Mad. 927 (F.B.) .

8. We reverse the orders of the lower Courts and direct the District Munsif to restore the petition to file and to pass orders for execution of the decree in the light of the foregoing remarks.

9. Costs in the District Munsif's Court and in this Court will be borne by the respondent.


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