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Baisnab Das Sen Vs. Bholanath Sen and anr. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies;Property
CourtKolkata High Court
Decided On
Case NumberA.F.A.O. No. 164 of 1965
Judge
Reported inAIR1986Cal118,88CWN860
ActsCode of Civil Procedure (CPC) , 1908 - Sections 47 and 146 - Order 1, Rule 10 - Order 21, Rule 16 - Order 22, Rule 10; ;Trusts Act, 1882 - Sections 3, 55 and 56
AppellantBaisnab Das Sen
RespondentBholanath Sen and anr.
Appellant AdvocateBarun Roy Chowdhury, Adv.
Respondent AdvocateB.K. Bhattacharjee, ;G.N. Chanda and ;S. Pal, Advs.
DispositionAppeal allowed
Cases Referred(see Sardar Goviodrao Mahadik v. Devi Sahai
Excerpt:
- .....other hand it is contended on behalf of the respondent 2 that he being a person claiming under the trustee decree holder, is entitled to execute the decree in view of the provisions of section 146 and order 22 rule 10 of the code, although the suit premises have not yet been conveyed to him by the trustee in terms of the deed of trust and the subsequent decree passed in suit no. 1587 of 1959 of this court. in this connection reliance has been placed on the bench decision in indrajit choubey v. sitaram agarwalla : air1971cal160 . but in that case the claimants who got the decree holder's interest under a partition were allowed to continue the execution proceedings started by the decree-holder on substitution in place of the decree-holder under order 22 rule 10 of the code as there was.....
Judgment:

Amitabha Dutta, J.

1. This is an appeal by thedefendant/Judgment Debtor from an appellateorder dismissing his application under Section 47 ofthe Civil P.C.

2. Admittedly the respondent No. 1 Bholanath Sen as trustee of the Premises No. 171, Balaram Dey Street, appointed under a Deed of Trust D/- 8-7-1941 executed by Ram Das Sen, instituted Ejectment Suit No. 278 of 1954 against the appellant for eviction from a part of the said premises and obtained a decree which was passed on 15-2-1956 by the learned Judge, 3rd Bench of the Court of Small Causes, Calcutta. The said decree was affirmed in Special Appeal No. 99 of 1956 by an appellate Bench of the said Court and also in Second Appeal No. 1366 of 1960 by this Court. When the suit was pending in Second Appeal the beneficiary Tarak Nath Sen on his application was added a party respondent by an order made in Civil Rule No. 161/S of 1961 as it was considered desirable that the second appeal should be heard in his presence. After the ejectment decree was affirmed in Second Appeal the respondent 2 Tarak Nath Sen sought to put the decree into execution by filing an application for execution which was registered as Execution Case No. 4 of 1964, along with an application describing it as one under Order 1, Rule 10 and Order 21, Rule 16 of the Code, It was alleged in para 4 of the said application that it was, inter alia, provided in the Trust Deed D/- 8-7-1941 that in respect of Premises No: 171, Balaram Dey Street, Calcutta the trustee was to let out the said premises and realise rent and profits thereof and pay there out in the first place of all rates, taxes etc. and then pay Rs. 5/- per month to Smt. Bidyasundari Dassi for her maintenance, for and during the term of her natural life and then to pay ail the necessary and reasonable expenses for the maintenance and education of the petitioner and to hold the balance in trust and make over the same to the petitioner on his attaining majority and also to convey and transfer to the petitioner the Premises No. 171, Balaram Dey Street, Calcutta on his attaining majority. It was further stated in para 7 of the said application that the trustee Bholanath Sen having failed to render any accoutns or to make over sums due to the petitioner or to convey to the petitioner the said premises, the petitioner filed suit No. 1587 of 1959 in the Original Side of this Hon'ble Court against the trustee for a decree directing the trustee to convey the said premises and render accounts. The respondent No. 2 prayed for being added as a party plaintiff in the Ejectment Suit with leave to execute the decree against the appellant for recovery of possession of the suit premises. The appellant filed an application under Section 47 of the Code challenging the right of the respondent No. 2 Tarak Nath Sen to execute the decree.

3. Both the Courts below have proceeded on the footing that according to the terms of the Trust Deed the respondent 2 on attaining majority became the sole owner of the property in respect of which the trustee Bholanath Sen had obtained the decree for ejectment against the appellant and dismissed the application under Section 47 of the Code. The Court of appeal below has relied on the provisions of Section 146 and Order 22 Rule 10 of the Code in holding that the respondent 2 has right to execute the decree.

4. Before this Court it has been submitted on behalf of the appellant that the respondent 2 has no locus standi or right to execute the decree as he is neither an assignee of the decree as mentioned in Order 21 Rule 16 of the Code nor a person in whom the suit premises have vested in terms of the Deed of Trust dt. 8-7-1941, in which admittedly the settlor expressed his intention that on attainment of majority by Tarak Nath Sen the trustee would convey the Premises No. 171, Balaram Dey Street to him. It is also the admitted position that for failure on the part of the trustee to convey the said property, Tarak Nath Sen brought suit No. 1587 of 1959 in the Original Side of this Court against the trustee and obtained a decree against him for conveyance of the said property but the conveyance has not yet been executed in terms of the said decree. It is, therefore, contended on behalf of the appellant that the learned Judge of the Court of appeal below has erred in affirming the order of dismissal of the appellant's application under Section 47 of the Code passed by the trial Judge.

5. On the other hand it is contended on behalf of the respondent 2 that he being a person claiming under the trustee decree holder, is entitled to execute the decree in view of the provisions of Section 146 and Order 22 Rule 10 of the Code, although the suit premises have not yet been conveyed to him by the trustee in terms of the deed of trust and the subsequent decree passed in suit No. 1587 of 1959 of this Court. In this connection reliance has been placed on the Bench decision in Indrajit Choubey v. Sitaram Agarwalla : AIR1971Cal160 . But in that case the claimants who got the decree holder's interest under a partition were allowed to continue the execution proceedings started by the decree-holder on substitution in place of the decree-holder under Order 22 Rule 10 of the Code as there was devolution of interest during the pendency of the execution proceedings to which the provisions of Section 146 of the Code were held to be applicable. The learned advocate for the respondent 2 has also relied on the decision in the case of Zila Singh v. Hazari, : [1979]3SCR222 . In that case one N filed a preemption suit against the original vendor of certain lands and his vendees. The trial Court decreed the suit on condition to deposit certain amounts, with which N complied. Soon thereafter N sold the lands to the appellants. The Supreme Court held that if N could have made an application for execution of the decree as decree holder, the appellants as purchasers of land from N would be claiming under N and therefore their application for execution would be maintainable under Section 146 of the Code. In the aforesaid decision the Supreme Court referred to the earlier decision in Jugal Kishore Saraf v. Rao Cotton Co. Ltd. AIR 1955 SC 376 where the plaintiff assigned book debts on which he had filed a suit and the suit was then decreed. The Court held that the assignee of the book debts was entitled to execute the decree not under Order 21 Rule 16 because there was no assignment of the decree but under Section 146 of the Code as a person claiming under decree holder. It is clear from the aforesaid decisions that to become a person claiming under the decree-holder as provided in Section 146 of the Code the claimant must acquire interest in the property or subject-matter to which the decree relates either by act of parties or by operation of law from the decree holder. In the present case, this essential condition is not fulfilled by the respondent 2 who seeks to execute the decree. Order 22 Rule 10 applies only where a subsisting interest is assigned, created or devolved (see Sardar Goviodrao Mahadik v. Devi Sahai : [1982]2SCR186 ). In the present case there was no assignment, creation or devolution of interest in the property during the pendency of the suit as required by Order 22 Rule 10 of the Code nor has the decree been assigned as mentioned Order 21 Rule 16 of the Code. Moreover, in India there is no such thing as equitable ownership and when property is vested in a trustee, the owner is the trustee. The beneficiary can only have rights against the trustee which are laid down by the Indian Trust Act. Section 3 of the said Act expressly says. -- 'the beneficial interest or interest of the beneficiary is his right against the trustee as the owner of the trust property'. The right of the beneficiary is the right to call upon the trust to administer the property so as to give the beneficiary his dues according to the provisions of the trust under Section 55 of the Act or in a proper case to convey the property to the beneficiary under Section 56 of the Act.

6. I, therefore, hold that the respondent 2 has no right to execute the decree in place of or jointly with the decree holder in this case. The application under Section 47 of the Code filed by the appellant should, therefore, succeed. The Courts below proceeded on a wrong assumption of the terms of the trust deed and came to an erroneous conclusion. The intention of the settler as expressed in the trust deed was that the trustee would convey and transfer the property in question to the respondent 2 on his attaining majority. In the absence of such conveyance or transfer by the trustee of the suit property the respondent 2 cannot execute the decree under Section 146 read with Order 21 Rule 10 of the Code. The decision of the Court of appeal below cannot, therefore, be sustained.

7. The appeal is allowed. The judgment and order of the Court of appeal below are set aside. The Misc. Case No. 42 of 1964 under Section 47 of the Code of Civil Procedure is allowed and the connected execution case is dismissed.

8. There will be no order as to costs. No decree need be drawn up.


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