NARAYANASWAMI GOUNDAR Vs. PERUMAL CHETTIAR AND ORS.
LAWS(MAD)-1952-12-24
HIGH COURT OF MADRAS
Decided on December 18,1952

Narayanaswami Goundar Appellant
VERSUS
Perumal Chettiar And Ors. Respondents

JUDGEMENT

Satyanarayana Rao, J. - (1.) THE first defendant is the appellant in the second appeal. The suit was for redemption of a mortgage executed by the plaintiff and others on 23 -4 -1908 (Ex. D. 1) in favour of one Veeraraghava Piliai, the mortgage being a usufructuary mortgage. Contemporaneously with the document, there was a lease -back of the properties to the mortgagors by the mortgagee. On 28 -9 -1910 under Ex. D. 2, the mortgagee assigned his rights under the mortgage to one Venkatarama Gowder who was the head of a joint family. In a partition of 1941, evidenced by Ex. P. 1 dated 30 -4 -1941, the rights under this mortgage were allotted to the first defendant, the present appellant. In the mortgagors' family, there were four members viz., the plaintiff, Palani Chettiar, the 2nd defendant and the third defendant. These were the member; of the joint family at the time of the execution of the deed. The assignee -mortgagee purchased in 1916 in a court auction sale one -fourth interest of Palani Chettiar who is now dead and therefore there was a merger of the two interests to the extent of one -fourth. The substantial defence, apart from some other minor matters, to the action for redemption was that the plaintiff should not be allowed to redeem more than one -fourth share in the hypotheca as, by reason of his purchase of one -fourth interest of Palani Chettiar the integrity of the mortgage Was broken. The learned District Munsif who tried this suit upheld this contention and directed that the plaintiff should get only one fourth share after partition particularly as there were no other properties in the family to be divided and as he was not inclined to dismiss the suit for redemption on the ground that it was not maintainable which was the objection taken on behalf of the defendants. This course was all the more necessary because after the mortgage, Ex. D. 1, the third defendant created two usufructuary mortgages in favour of Venkatarama Gowder one dated 1 -9 -1917 (Ex. D. 5) for a sum of Rs. 100 and the other dated 29 -8 -1924 (Ex. D. 5a) for Rs. 200. The second defendant created on 5 -9 -1925 under Ex. D. 6 a usufructuary mortgage for a sum of Rs. 350. The mortgages will undoubtedly operate on their respective shares and cannot affect the interests of the plaintiff. Notwithstanding the fact that defendants 2 and 3 remained ex parte, he also directed division 'inter se' between defendants 2 and 3 and also redemption of one fourth share to each of them subject however to the condition that before they get possession of the property from the first defendant they should pay the amount due under the usufructuary mortgages to the first defendant. There was some dispute regarding tacking on of some payments made by the first defendant to the mortgage amount, the main item being Municipal taxes paid by the first defendant in respect of the property hypothecated to him. He held that he was entitled to tack it on and granted him relief accordingly. On appeal, the learned Subordinate Judge reversed the decree of the trial Court directing partition and granted instead a decree for redemption of the entire property and directed the first defendant to work out his rights by a separate suit for partition.
(2.) IN the second appeal, the main ground urged by Mr. Swaminathan, counsel for the first defendant -appellant is that the view taken by the trial Court was correct and that the learned appellate Judge ought not to have interfered with it. It cannot be disputed that the integrity of the mortgage was broken by reason of the merger of one fourth interest of Palani Chettiar in the mortgagee, the first defendant. A suit for redemption in such circumstances of the entire property was not the proper remedy of the plaintiff who owns only an one -fourth share in the property. He should have sued for partition and claimed redemption in respect of his share. But the trial Court took, what appears to us a sensible view of giving such relief to the plaintiff even in this suit, as the first. defendant did not seriously object to that course. The effect of the judgment of the learned Subordinate Judge is that It would practicably drive the first defendant to another suit and multiplicity of suits could have been avoided by giving the plaintiff the relief which he is entitled to under the law without a separate suit either by the first defendant or the plaintiff. Further, there is the fact that defendants 2 and 3 created I usufructuary mortgages on their interests in the properties in favour of Venkatarama Gowder and without payments to the first defendant amounts due under those documents, it would be unfair to deprive him of possession of the shares of even defendants 2 and 3. We are, therefore, of the opinion that the view taken by the trial Judge on this aspect of the case is correct and that by the appellate Judge is wrong. There is a memorandum of cross objections which pertains to the finding of the appellate Court which confirmed the finding of the District Munsif that the first defendant was entitled to add to the mortgage amount, the municipal taxes paid on the property. Section 76 of the Transfer of Property Act does not apply to the case as there is a contract to the contrary between the parties by which the mortgagors undertook to pay the municipal taxes. No doubt ordinarily the first defendant who paid the amount would be entitled to recover it from the mortgagors but he claims a further right that he is entitled to add this amount to the mortgage amount. This he can only do under Section 72 of the Transfer of Property Act. Under Section 72(b) as stood before the amendment of 1929, payments made for the preservation of the mortgaged property from destruction, forfeiture or sale, by the mortgagee can be tacked on to the mortgage amount without further limitations. A new proviso was added to this section by which it requires that there should be a prior notice before payment is made so as to treat it as a necessary payment which can be added to the mortgage amount. The contention now urged is that this proviso applies and that, as no such notice was ever given by the first defendant, he was not entitled to add that amount to the redemption amount. The new proviso is not retrospective in operation and the right to pay and add it to the mortgage amount accrued to the first defendant under the mortgage of 1908 long before the amendment. That right cannot be taken away. This Court has held that notwithstanding the omission by the Legislature to include in Section 63 of the Transfer of Property Amendment Act, 1929 any of the sections of the Amending Act, by that circumstance alone the section or sections could not be treated as retrospective. If the proviso newly Introduced affects the vested rights, it cannot be deemed to have retrospective operation. Whatever may be the view taken by the other Court, we are governed by the view taken by this Court. Therefore we think that retrospective operation cannot be given to the proviso to Section 72 which was introduced by the Amendment Act 20 of 1929. It follows that the view taken by both the Courts on this question is correct and the amount was rightly added to the mortgage amount.
(3.) THE result is that the second appeal must be allowed, the decree of the lower appellate Court is set aside and that of the trial Court is restored with costs here and the Court below. The memorandum of cross objections is dismissed. No costs.;


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