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S.K. Mohideen Batcha Sahib Vs. K.A. Sheikh Davood Sahib and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in97Ind.Cas.491
AppellantS.K. Mohideen Batcha Sahib
RespondentK.A. Sheikh Davood Sahib and ors.
Cases ReferredWolmershausen v. Gullick
Excerpt:
principal and surety - relationship, whether that of joint debtors--amount, exclusive recovery of, from surety--remedy of surety--anticipatory action, whether maintainable. - .....against the present plaintiff was postponed to 16th march, 1925, to enable him to file the present suit which was accordingly filed on 10th january, 1925.2. the plaintiff's contention briefly is that so far as the current account between the firm and the bank is concerned, the firm was the principal debtor, and he himself was only a surety by the execution of the promissory note, ex. f, which was endorsed to the bank as a collateral security, and that, though the bank or its endorsee may obtain a joint and several decrees against himself and the partners of the firm, he is entitled to equitable relief from being ruined by the execution of the decree-holder solely against himself acting in collusion with the principal debtor. the vakil for the 4th defendant frankly stated before.....
Judgment:

Victor Murray Coutts Trotter, C.J.

1. It will be convenient to set forth the facts of this appeal by the plaintiff as it arises out of a suit of an unusual character. The 1st defendant (Sheik Davood) and his brother the late Kadir Mohideen carried on business under the name and style of K. Allauddin Sahib and Sons. The plaintiff is a father-in-law of the 1st defendant, but the 1st defendant has since discarded the plaintiff's daughter and married another wife, the daughter of the 4th defendant. In 1919 when the transactions commenced, no such misunderstandings existed between the plaintiff and 1st defendant. The brothers executed Ex. D in March 1919 in favour of the agent to the Bank of Madras at Erode in which they stated that all transactions entered into by one of the brothers or both, whether under the firm name or not, may be regarded as entered on behalf of the firm. On 30th July, 1919, the plaintiff who is also merchant of Erode executed Ex. F a promissory note for Rs. 30,000 in favour of the firm. This was delivered to the Bank by the firm as an enclosure with Ex. C (in O.S. No. 9 of 1923) on the file of the Court of the Additional Subordinate Judge of Coimbatore of the same date--as a collateral security for the firm's drawings from the Bank on current account. It is admitted by both sides that the firm did not pay to plaintiff Rs. 30,000 at the time of execution of Ex. P. The firm began to draw various amounts from the Bank and the current account of the Bank showing the drawings of the firm and payments by it in reduction of its indebtedness to the Bank is Ex. G. It shows that on the 30th July, the firm drew Rs. 11,500 from the Bank, by issuing a cheque in favour of the plaintiff. Exhibit 1 is the Ledger of the firm showing the account between the firm and the present plaintiff. It shows that Rs. 11,500 was lent by the firm to the plaintiff. Thus the amount drawn by the firm from the Bank on that date was shown in the documents as a debt of the firm to the Bank and secondly, as a debt of the plaintiff to the firm and thus ultimately reached the plaintiff's hands other amounts were drawn by the firm from the-Bank. Some portions of the amounts reached the plaintiff and appears in Ex. I as lent to the plaintiff. Other portions were utilised by the firm for their own purposes or for being lent to other customers of theirs. By 31st August, 1921, the total amount drawn by the firm from the Bank amounted to Rs. 30,000 and odd and the account closed. On the same date, the Bank endorsed the note to the 4th defendant who filed on 21st September 1921, a suit to recover the amount (O.S. No. 172 of 1921 of the Principal Sub Court 'afterwards renumbered as O.S. No. 9 of 1923 of the Additional Sub-Court). By that time the 1st defendant's brother died and his widow and daughter were sued in his stead. The present plaintiff was 1st defendant and the present 1st defendant was 2nd defendant and the present 2nd and 3rd defendants were 3rd and 4th defendants in that suit. It may be added that the deceased Kadir Mohideen and the present plaintiff married sisters and the plaintiff's brother married the daughter of Kadir Mohideen (now 3rd defendant). The suit was decreed, the amount to be recovered in the first instance from the assets of the firm and after exhausting the assets, from the present plaintiff. On appeal, the decree was modified by the High Court into an unconditional decree against all the defendants in that suit, but the execution against the present plaintiff was postponed to 16th March, 1925, to enable him to file the present suit which was accordingly filed on 10th January, 1925.

2. The plaintiff's contention briefly is that so far as the current account between the firm and the Bank is concerned, the firm was the principal debtor, and he himself was only a surety by the execution of the promissory note, Ex. F, which was endorsed to the Bank as a collateral security, and that, though the Bank or its endorsee may obtain a joint and several decrees against himself and the partners of the firm, he is entitled to equitable relief from being ruined by the execution of the decree-holder solely against himself acting in collusion with the principal debtor. The Vakil for the 4th defendant frankly stated before us that his motive for executing the decree against the plaintiff solely is that the 1st defendant discarded plaintiff's daughter and that he (4th defendant) is anxious that his daughter should not be similarly discarded and that he runs such risk if he executes the decree against the 1st defendant and that he is not colluding with the 1st defendant. This may not be actual collusion but it is very nearly akin to it. It may be also stated here that so far as the account between the firm and the plaintiff (Ex. I) is concerned, another suit has been filed by the 1st defendant against the plaintiff (O.S. No. 124 of 1923). Exhibit O is the plaint and Ex. V is the written statement in the suit. The defence of the plaintiff is that he discharged all the dues to 1st defendant. Thus, even if some of the amounts drawn from the Bank by the firm ultimately reached plaintiff's hands' and it is admitted some amounts did so reach him they were the subject of independent loan transactions between the firm and the plaintiff and the subject of a separate account and of a separate suit. The plaintiff, therefore, contends that if it is found that he is owing any amount to the 1st defendant, it can be lawfully decreed in that suit and there is no justification for the 1st defendant's attempt to throw the whole burden of the firm's debt to the Bank on him.

3. Mr. Varadachari who appeared for the 1st defendant contends that the real view to take of the transactions with the Bank is that the plaintiff and the firm were both principal debtors and the plaintiff is not entitled to any relief as surety. He contends that if this suit is dismissed and if his other suit is decreed, it amounts to plaintiff being made to pay doubly for the same amount, that if this suit is dismissed, his other suit in so far as it covers all amounts drawn from the Bank ought to be dismissed and consequently if the suit by the plaintiff is decreed, his own suit ought to be decreed subject to any plea of discharge; but he contends that, of these two alternatives, the] former is the more proper course to take, i.e., that this plaintiff's suit ought to be dismissed and that his own suit in so far as it covers amounts drawn from the Bank and re lent to the plaintiff ought to be dismissed and as to other amounts not so relent, the plaintiff, after payment to the decree-holder (4th defendant) will be entitled to his remedy against the 1st defendant as a joint debtor for contribution even if such a round about way may end in plaintiff's ruin. Thus it is clear from the contentions of the respondent's Vakil, the 1st defendant's description of the present suit in para. 4 of his written statement as a counter blast to the other suit is not accurate.

4. The main point to be determined resolves itself into the question--what is the legal relation of the parties as between themselves in respect of the drawings from the Bank? Were they joint-debtors or was the plaintiff a surety for the firm? In one sense all sureties are only joint-debtors so far as the creditor is concerned. But in a special sense, a surely is only a surety and not a joint-debtor, though the creditor is entitled to a joint and several decree or even can exclusively sue the surety. In either case, if the amount is exclusively recovered by the creditor, from the surety or one of the debtors who has not received its benefit at the time of the borrowing, it can be recovered from the principal debtor or the joint-debtor respectively. But the exact form of the transaction is important. If the plaintiff is a surety, he can be indemnified in an appropriate case, before actual payment, by an anticipatory action of this kind [vide In re Richardson Ex. Parte St. Thomas's Hospital (1911) 2 K.B. 705, Wolmershausen v. Gullick (1893) 2 Ch. 514 a case of surety suing a cosurety and Veerappa Chetty v Arunachellam Chetty 86 Ind. Cas. 259 : A.I.R. 1924 P.C. 192 : (1924) M.W.N. 559: 35 M.L.T. 161--a case of partners]

5. When we examine Ex. G we find that a considerable part of the amount drawn from the Bank reached the plaintiff's hands and, relying on this fact, the Subordinate Judge held that the account was opened substantially for his benefit and dismissed the suit. It is true that considerable amounts out of the drawings by the firm reached the plaintiff's hands. But it is necessary to remember two points (1) other portions were utilised by the firm itself, (2) the drawings appeared first in the account of the firm with the Bank and such portions of them as were lent to the plaintiff appeared in another account between the firm and the plaintiff. That the drawings were regarded in the first instance as the firm's drawings is clear from several considerations. For example, the net value of the amounts drawn from the Bank that reached the plaintiff after giving credit to payments never exceeded Rs. 18,000 and at the close of the account amounted only to Rs. 3,050. If, on the other hand, we look at the account between the firm and the plaintiff which covered not only sums re lent to the plaintiff out of the drawings from the Bank but several other transactions, the indebtedness of the plaintiff was sometimes much less than Rs. 30,000, at other times it far exceeded it. It is clear that the sole object of Ex F was to serve as collateral security for the Bank and did not represent a voucher for money borrowed. Exhibit Q and Ex. I must be regarded as the two separate and distinct accounts which they purport to be. It is true we have to look at the substance of. a transaction and not the form. But when the form itself is part of the substance, we must attach weight to the form also. Mr. Varadachari relied on Section 37 of the Negotiable Instruments Act. But on the facts relating to Ex. F, the Section has no application. It is conceded that the plaintiff is entitled to an equitable relief if the facts justify it. (See Buckley L.J.'s remarks in the case already cited). The only question is one of fact and we agree with the learned Advocate-General's contention for the plaintiff. The Subordinate Judge seems to have been led away by certain false statements which the plaintiff made in the pleadings and depositions in the other case on matters which have really no bearing on the material point before us in his anxiety to save himself from the joint pressure of the 1st defendant and 4th defendant. It is true the Subordinate Judge has observed the witnesses and we have not, as he seems to be anxious to point out. But the point before us is not one of choosing between the oral evidence but what is the real meaning of Exe. G, 1 and F with such light as is thrown on them by the oral evidence, if necessary. It is true, as Mr. Varadachari contends, that the real effect of the transactions of 1919 should be ascertained from the documents of the time and not from the later conduct of the parties, such as the filing of the connected suit, O.S. No. 124 of 1923, by the 1st defendant. Our conclusion is based on the documents of 1919 only and the plaint in O.S. No. 124 of 1923 only corroborates and supports it.

6. There will be a decree declaring that the plaintiff is only a surety for the firm of Allauddin and sons represented by defendants Nos. 1 to Sand that defendants Nos. 1 to 3 are bound to indemnify the plaintiff in respect of the decree in O.S. No. 9 of 1923 and defendants Nos. 1 to 3 are liable in the first instance to satisfy the 4th defendant's decree as per the terms of the sub-Court's decree in O.S. No. 9 of 1923.

7. In the event of non-satisfaction of 4th defendant's decree by defendants Nos. 1 to 3 to the extent of the amount as decreed by the sub-court in O.S. No. 9 of 1923 within three weeks, plaintiff will have liberty to apply in execution to raise the amount due under the said decree by appointment of a Receiver or otherwise from the assets of the firm and have the same paid to the 4th defendant in satisfaction of the said decree.

8. If the said decree is executed against the plaintiff in whole or in part, the plaintiff shall have liberty to apply to the Court to have paid to him out of the funds raised under the last paragraph the amounts realised by the decree-holder from the plaintiff by such execution.

9. Plaintiff's prayer (2) in para. 18 will be dismissed and the appeal is dismissed as against 4th defendant. Plaintiff will have proportionate costs throughout on the footing that the relief in respect of which he succeeds is worth Rs. 35,000 and will pay proportionate costs in respect of the first three amounts in Schedule II (the costs will include the costs of private printing) plaintiff will pay half the costs to 4th defendant and the 1st defendant will pay the other half of the costs of 4th defendant throughout.


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