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Halal Khore Mohaldar Vs. Shodone Mohaldar and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal645
AppellantHalal Khore Mohaldar
RespondentShodone Mohaldar and anr.
Excerpt:
assignee of debt - devise--title--probate-certificate to collect debts--act xxvii of 1360. - .....attending the execution of the will of bachoo mohaldar. it is only after notice has been served, upon application of the plaintiff under act xxvii of 1860, that the heirs of bachoo mohaldar or others interested in his estate can properly contest the title of the plaintiff to collect this debt as a debt due to the estate of the deceased which he devised to the plaintiff's son.7. we set aside the judgment of the subordinate judge and for the reasons stated dismiss the suit. we express no opinion on the merits of the case.8. the suit is dismissed with costs in all the courts.
Judgment:

Morris, J.

1. This special appeal raises an important question as to the right of the representative of an assignee by devise of a debt to sue to recover the debt without having first taken out probate of the will of the deceased testator or having obtained a certificate under Act XXVII of 1860 to realize the debts belonging to his estate.

2. The plaintiff, in virtue of a certificate under Act XL of 1858, represents his minor son, to whom he says one Bachoo Mohaldar has bequeathed certain properties by will, amongst others a certain mortgage-bond alleged to have been executed by the defendant, and he sues to recover the money due upon this bond.

3. The defendant resisted the suit on various grounds, amongst others, that no probate had been taken of the will of Bachoo Mohaldar, and that without such probate or a certificate under Act XXVII of 1860, the plaintiff could not, under the terms of Section 2 of the Act, compel him to pay the debt.

4. The first Court dismissed the plaintiff's suit. But the Subordinate Judge on appeal gave the plaintiff a decree. He held that, as the will was the will of a Mahomedan, probate need not under the law be taken of it. Then as to the objection under Section 2, Act XXVII of 1860, he says, that the plaintiff, by holding a certificate under Act XL of 1858, is entitled to sue to recover property on behalf of his son, and that, therefore, he is entitled to obtain a decree in this suit; but that he cannot recover the money due under the decree without first obtaining a certificate under Act XXVII of 1860.

5. We think that the Subordinate Judge is wrong in giving the plaintiff a decree such as this. He cannot give a decree which in its terms authorizes the recovery of a sum of money due on a debt and at the same time saddle it with the condition that it cannot be enforced until a certificate under Act XXVII of 1860 has been obtained. He overlooks the fact that no certificate could be granted until the plaintiff had proved his title to it, and this would involve the opening up of questions similar to those raised in the present suit as to the validity of the will and the status of the plaintiff's son under it.

6. The terms of a. 2, Act XXVII of 1860, are clear. It provides: 'No debtor of any deceased person shall be compelled in any Court to pay his debt to any person claiming to be entitled to the effects of any deceased person or any part thereof, except on the production of a certificate to be obtained in manner hereinafter mentioned or of a probate or letters of administration, unless the Court shall be of opinion that payment of the debt is withheld from fraudulent or vexatious motives and not from any reasonable doubt as to the party entitled.' Here there is no ground for saying that payment of the debt is withheld from fraudulent or vexatious motives. On the contrary, as shown by the Munsif in his judgment, reasonable doubt exists as to the validity of the bequest under the will. The debtor is placed by this suit in a false position, inasmuch as he cannot be expected to know anything of the circumstances attending the execution of the will of Bachoo Mohaldar. It is only after notice has been served, upon application of the plaintiff under Act XXVII of 1860, that the heirs of Bachoo Mohaldar or others interested in his estate can properly contest the title of the plaintiff to collect this debt as a debt due to the estate of the deceased which he devised to the plaintiff's son.

7. We set aside the judgment of the Subordinate Judge and for the reasons stated dismiss the suit. We express no opinion on the merits of the case.

8. The suit is dismissed with costs in all the Courts.


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