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Papi Naidu (Deceased) and ors. Vs. Subbaroya Chetty and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1934Mad498; 154Ind.Cas.533
AppellantPapi Naidu (Deceased) and ors.
RespondentSubbaroya Chetty and ors.
Cases ReferredTarvadi Bholanath v. Bai Kashi
Excerpt:
civil procedure code (act v of 1908), order xxi, rules 46 and 54 - attachment of mortgage right--attachment as debt, whether includes security--lease by mortgagee after attachment--attaching creditor's right to mesne profits. - .....appellant (the 2nd defendant) contends that, though by reason of the attachment under rule 46 the mortgage debt was validly attached, there was, so far as the right to possession was concerned, no legal attachment. it must now be taken as settled, that the procedure to be followed as regards the attachment of a mortgage debt is that prescribed by rule 46. the question arose whether a mortgage debt was 'a debt not secured by a negotiable instrument' within the meaning of that provision. the contention was put forward that a mortgage was an interest in immovable property and that rule 46 would not, therefore, apply; but that contention was rejected and the courts held that a debt secured by a mortgage was none the less a debt for the purpose of the rule in question. the earlier cases that.....
Judgment:

1. This appeal raises an important question as regards the validity of an attachment effected under Order XXI, Rule 46 of the Code of Civil Procedure. The 1st defendant held an anomalous mortgage and under the terms of the mortgage deed, was in possession of the property. The plaintiff obtained a decree against him, attached his interest in the mortgage under Rule 46, brought it to sale and purchased it in Court-auction. The plaintiff as the purchaser of the 1st defendant's mortgage interest, has brought this suit for possession and for mesne profits. As regards his claim to possession, no question arises, as the property has since the suit been delivered to the plaintiff. The lower Appellate Court has passed a decree for mesne profits not only against the 1st defendant, who does not appeal, but also against defendants Nos. 2 to 6, with whose liability alone we are now concerned. I have said that the plaintiff himself became the purchaser at the Court sale; he obtained the sale-certificate on July 21, 1926, and on the next day, i. e. on the 28th the 1st defendant leased the property to the 2nd. On the May 5, 1927, the present suit was commenced and the property was delivered to the plaintiff on May 9, 1928. The mesne profits claimed are for the period between the date of the lease and the date of the delivery.

2. Mr. Ramaswami Ayyangar for the appellant (the 2nd defendant) contends that, though by reason of the attachment under Rule 46 the mortgage debt was validly attached, there was, so far as the right to possession was concerned, no legal attachment. It must now be taken as settled, that the procedure to be followed as regards the attachment of a mortgage debt is that prescribed by Rule 46. The question arose whether a mortgage debt was 'a debt not secured by a negotiable instrument' within the meaning of that provision. The contention was put forward that a mortgage was an interest in immovable property and that Rule 46 would not, therefore, apply; but that contention was rejected and the Courts held that a debt secured by a mortgage was none the less a debt for the purpose of the rule in question. The earlier cases that arose, such as Karimunnissa v. Phul Chand 15 A 134, Tarvadi Bholanath v. Bai Kashi 26 B 305 : 4 Bom. L.R. 18 Nataraja Iyer v. The South Indian Bank of Tinnevelly 13 Ind. Cas. 91 : 37 M 51 : 10 M.L.T. 503 : (1911) 2 M.W.N. 590 : 22 M.L.J. 105 were in respect of simple mortgage debts; the argument that a mortgage debt should be treated as immovable property was repelled, as I have said, in those cases and the judgments in Tarvadi Bholanath v. Bai Kashi 26 B 305 : 4 Bom. L.R. 18, contain a lucid statement of the reasons for the view the learned Judges adopted. In those cases the question was left open, whether or not a mortgage debt under a possessory mortgage could be attached under this provision; that question has since been answered in the affirmative in Chullile Peetikayil Nammad v. Othenam Nambiar 26 Ind. CAS. 50 : 27 M.L.J. 239 and Ramaswami Moopan v. Srinivasa Iyyangar 28 Ind. Cas. 284 : 39 M 389 : 28 M.L.J. 338. The effect of these decisions is shortly this: the attachment of a mortgage debt operates not only on the debt but also on the security, which fastens itself to the debt; the security, therefore, follows the debt. In other words, even granting that the interest of the mortgagee is immovable property, that interest arises from the debt and is ancillary to it, therefore, there is no further necessity to attach the security as immovable property, when the debt has already been attached. In Manilal Ranchod v. Moti Bhar Hema Bhar 10 Ind. Cas 812 : 35 B 288 : 13 Bom. L.R. 233, in the case of a usufructuary mortgage, a different view seems to have been taken, but that decision has been distinguished by our Court in two cases: Ramaswami Moopan v. Srinivasa Iyengar 28 Ind. Cas. 284 : 39 M 389 : 28 M.L.J. 338 and Nataraja Iyer v. The South Indian Bank of Tinnevelly 13 Ind. Cas. 91 : 37 M 51 : 10 M.L.T. 503 : (1911) 2 M.W.N. 590 : 1911 22 M.L.J. 105 the ground of distinction being that in the Bombay case, it was assumed that the mortgagor had no right to pay and the mortgagee no right to demand. But Mr. Ramaswami Ayyangar urges that the point he now raises, is uncovered by authority; what he contends is, that although the debt has been validly attached under Rule 46, the right to possession has not been affected, because it can only be attached under Rule 54 as immovable property. That is to say, according to him, the debt must be attached under Rule 46 and further, under Rule 51 the light to possession must be separately, attached; there must thus be a two fold attachment. I think, on the authorities as they stand, I cannot accede to this contention. According to both Tarvadi Bholanath v. Bai Kashi 26 B 305 : 4 Bom. L.R. 18, and Nataraja Iyer v. The South Indian Bank of Tinnevelly 13 Ind. Cas. 91 : 37 M 51 : 10 M.L.T. 503 : (1911) 2 M.W.N. 590 : 1911 22 M.L.J. 105 the security follows the debt and it is difficult to distinguish between one part of the security, i. e. the right to bring the property to sale and the other part of it, namely, the right to possession; indeed, the expression 'security', as used in Ramaswami Moopan v. Srinivasa Iyengar 28 Ind. Cas. 284 : 39 M 389 : 28 M.L.J. 338, is expressly made to cover the right to possession, as the following passage shows:

On the other hand, the decision in Chullile Peetikayil Nammad v. Othenam Nambiar 26 Ind. CAS. 50 : 27 M.L.J. 239 proceeds on the basis that where there is a debt payable by the mortgagor, the fact that the mortgagee is in possession of the land does not the less make it a debt, nor is the mode of attachment of such debt affected by the collateral security for such debt even though that security may take the form of possession of the property.

3. Mr. Ramaswami Ayyangar points out that some hardship results from the view I have taken. Under Rule 46 an attachment is effected inter alia by a prohibitory order being served upon the debtor; but if the debtor happens to be at a place different from where the mortgaged property is, there being no proclamation under Rule 54, the attachment is not brought to the knowledge of third parties. I cannot, however, allow considerations of this sort to influence my judgment. As has been pointed out in Tarvadi Bholanath v. Bai Kashi 26 B 305 : 4 Bom. L.R. 18 by Sir Lawrence Jenkins, C.J., even in the case of a simple mortgage debt, 'it may be that a more complete safeguard could be devised, but that is beside the question.' If the hardship pointed out is real, that may be a good reason for the changing of the rule, but with that I am not here concerned.

4. In the result, the second appeal is dismissed and in this Court I direct each party to bear his costs.


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