SRIRAMULU NAIDU Vs. JAMBULINGAM PILLAI AND ANR.
LAWS(MAD)-1952-11-35
HIGH COURT OF MADRAS
Decided on November 25,1952

SRIRAMULU NAIDU Appellant
VERSUS
Jambulingam Pillai And Anr. Respondents

JUDGEMENT

Rajagopalan, J. - (1.) THE plaintiff executed a deed of simple mortgage in favour of one Kandaswami Pilial for Rs. 500 on 12 -10 -1922. The money due under that deed was payable at the end of three years. On 6 -5 -1925 the plaintiff executed Ex. A. 1, a deed of usufructuary mortgage, in favour of defendant 1. As part of the purchase price, the defendant was directed to pay off the money due to Kandaswami Pillal under the first mortgage. It was common ground that the defendant never paid this amount. Kandaswami filed a suit to enforce the mortgage and obtained a decree, Ex. A. 2 on 30 -8 -1938. In execution of that decree the hypotheca was brought to sale on 3 -3 -1943. The sale was confirmed on 10 -4 -1943. The plaintiff instituted the suit, out of which this civil miscellaneous appeal arose, on 1 -4 -1946, claiming damages for the breach of the contract between the plaintiff and defendant 1 evidenced by Ex. A. 1, under which defendant 1 had undertaken to redeem the mortgage effected by the plaintiff in favour of Kandaswami.
(2.) THE learned Munsif held that the plaintiff's claim was barred by limitation. Hence the plaintiffs suit was dismissed. On appeal, the learned Subordinate Judge held that Article 83, Limitation Act applied, and that the period should be computed from 10 -4 -1943, on which date the sale was confirmed, thus finally extinguishing the right of the plaintiff as well as defendant 1 to redeem the mortgage which had been effected in favour of Kandaswami. The learned Subordinate Judge further held that, as the learned Munsif had not decided specifically either the liability of the defendant to pay the damages claimed by the plaintiff, or the quantum of those damages, the suit would have to be remanded for determination of those issues in accordance with the directions given in the appellate judgment. There was also the claim that defendant 1, as an agriculturist, was entitled to the benefits of Madras Act 4 of 1938. Defendant 2, one of the legal representatives of defendant 1, preferred this appeal against the order of remand by the learned Subordinate Judge.
(3.) LEARNED counsel for the appellant urged that, since the liability of the defendant to pay the amount due to Kandaswami under the mortgage effected in his favour arose on 12 -10 -1925, that is three years after the date of mortgage in favour of Kandaswami, the present suit filed in 1946 was barred by limitation. Learned counsel relied on - - 'Dorasinga Tevar v. Arunachalam Chetti',, 23 Mad 441 (A). All that could be held on this basis of that case, is that in such a contingency the plaintiff could, at any time after 12 -10 -1925, have filed a suit claiming damages for breach of contract occasioned by the failure of the vendee to discharge his obligations to pay a portion or the whole of the purchase money to clear off a pre -existing encumbrance., 23 Mad 441 (A) is not an authority for the position, for which learned counsel for the appellant contends now, that the vendor i.e., the plaintiff in this case, had no other remedy open to him. The learned Subordinate Judge rightly came to the conclusion, that the damage sustained by the plaintiff in this case was on the final extinction of the right to redeem the mortgage in favour of Kandaswami, and that that extinction was on 10 -4 -1943. I see no reason to differ from the learned Subordinate Judge. On that finding the learned Judge was right in holding that Article 83 , Limitation Act applied and that the suit filed on 1 -4 -1946 was in time.;


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