RECHURI SURYAPRAKASA RAO AND ORS. Vs. GOTTUMUKKALA VENKATRAJU AND ORS.
LAWS(MAD)-1952-12-15
HIGH COURT OF MADRAS
Decided on December 18,1952

Rechuri Suryaprakasa Rao And Ors. Appellant
VERSUS
Gottumukkala Venkatraju And Ors. Respondents

JUDGEMENT

Rajamannar, J. - (1.) THE plaintiffs in O. S. No. 47 of 1947 on the file of the Court of the Subordinate Judge of Narasapur appeal against the dismissal of their suit for redemption of properties which they along with the fourth defendant conveyed to one Venkataramaraju under a deed of sale dated 20 -1 -1932. On the same day as the sale deed, there was an agreement to reconvey executed by the vendee under the sale deed. The contention on behalf of the appellants was that both these documents embody a single transaction which was either a mortgage by conditional sale or an anomalous mortgage. In this view they claimed redemption of the same. There were also other allegations challenging the validity of the transaction, but the learned Subordinate Judge found against them and we are not concerned with them in this appeal.
(2.) THE defence to the claim for redemption was twofold. The contesting respondent, namely, first respondent, who is the son of Venkataramaraju, pleaded that it was not open, in view of the proviso to Section 58(c), Transfer of Property Act, to contend that the transaction should be held to be a mortgage as the agreement to re -convey was not embodied in the document of sale. He also pleaded that even assuming that it was permissible to hold so, it was not the intention of the parties that the transaction should be considered to be a mortgage. The learned Subordinate Judge held in favour off the first respondent on both the points. In the appeal learned counsel for the appellants tried to get over the hurdle in the way of his success, namely, the proviso to Section 58(c) in two ways. He first contended that as -the proviso was only a proviso to Clause (c) of Section 58, it will be open to him to plead that the transaction is another kind of mortgage, that is, a mortgage other than a mortgage by conditional sale. This point is covered by a direct decision of a Bench of this Court in - - 'Venkala Subbarao v. Veeraswami', : AIR 1946 Mad 456 (A). The learned Judge there repelled an exactly similar argument thus: "This argument cannot be accepted. The construction suggested would involve reading into the proviso words which are not there, & it would moreover stultify the new enactment as it would leave the previous state of the law practically unchanged. For it would net make much difference in the legal effect of a sale accompanied by a separate agreement for repurchase to provide that it shall not be deemed to be a mortgage by conditional sale but may be regarded as an anomalous mortgage. We do not think that the proviso was intended to have that effect. Its object evidently was to shut out an enquiry whether a sale with a stipulation for retransfer is a mortgage where the stipulation is not embodied in the same document." The learned Judges followed the ruling of the Rangoon High Court in - - 'Ma Sein Nyo v. Maung San Pe',, AIR 1935 Rang 212 (B). With great respect to the learned Judges we entirely agree with this decision. No authority has been cited to us which takes a different view on this point. The argument of the learned counsel to the contrary proceeded on a misapprehension of the effect of holding a transaction which consisted of an ostensible sale and an agreement to reconvey to be a mortgage. It was evidently an implication underlying his argument that such a transaction could be held to be any of the known kinds of mortgages. In this he erred because if a Court came to the conclusion that an ostensible sale taken along with an agreement was not in reality a sale but only a mortgage then it followed that the mortgage was a mortgage by conditional sale. It could not be any other kind of mortgage. This is evidently why the proviso was inserted as a proviso to Clause (c). The proviso does not say that such a transaction shall not be deemed to be a mortgage because if it can be deemed to be a mortgage it could be only a mortgage by conditional sale.
(3.) THE next way in which counsel for the appellant sought to get over the proviso was to contend that "shall be deemed to be" is an expression which does not necessarily prohibit a court from corning to the conclusion that even if the transaction is contained in more than one document it nevertheless is a mortgage. The argument was that if the condition to reconvey was not embodied in the document of sale the court will not presume that it was a mortgage, but in a proper case nothing prevented the court from coming to that conclusion and giving effect to it. In support of this contention he relied not upon any decided cases, but on observations in cases decided by other High Courts. He first relied upon a passage in - -'Kuppa Krishna v. Mhasti Goli', : AIR 1931 Bom 371 (C) where Patkar J. made the following observations: "In case a mortgagor passes in favour of a mortgagee an ostensible sale deed and the intention of the parties is to be arrived at by the construction of the document, the proviso says that the right of repurchase must be embodied in the same document, and that if it is embodied in more than one document the inference of a mortgage would not necessarily arise, and that no transaction should be deemed to be a mortgage by conditional sale unless the condition is embodied in the document of the ostensible sale." These observations were not necessary to dispose of the case before the learned Judges which arose out of a document executed long before the proviso was inserted in the Act. Indeed there was only one document of sale in which the condition to reconvey was embodied. We do not think that the learned Judges were construing seriously the effect of the proviso. But we must say that so far as it goes we are unable to accept this construction as sound. Reliance was placed on these observations in - -'Jaggannath v. : AIR1947Pat345 (D). But the learned Judges with respect dissented from them (see p. 346). In that decision, the learned Judges held that the proviso shows clearly that if the condition is not embodied in the document which purports to effect the sale, then it is not open to the court to treat the transaction as a mortgage. They also followed the ruling in - -, AIR 1935 Rang 212 (B), which was followed by the Bench of this Court in - - : AIR 1946 Mad 456 (A).;


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