MUTHA SUBBARAO Vs. OFFICIAL RECEIVER WEST GODAWARI AT ELURU
LAWS(APH)-1963-1-13
HIGH COURT OF ANDHRA PRADESH
Decided on January 04,1963

MUTHA SUBBARAO Appellant
VERSUS
OFFICIAL RECEIVER, WEST GODAWARI AT ELURU Respondents

JUDGEMENT

- (1.) This batch of Civil Miscellaneous Second Appeals arises out of the order of the learned District Judge, Eluru, in C. M. As. 20 of 1958 and A. S. Nos. 85 to 90 of 1958, which were disposed of by a common judgment. C. M. S. A. 128 of 1958 is against C. M. A. No. 20 of 58, which was itself an appeal against the order in I. A. No. 479 of 1957. That application was filed by the Official Receiver, Eluru, under Sections 4 and 5 of the Provincial Insolvency Act (hereinafter referred as "the Act), and Sec. 151 of the Civil Procedure Code, on behalf of the general body of creditors. Respondents 1 and 2 therein are the sons of one of the insolvents, Satyanarayana, and the third respondent is the son of another insolvent, Shesha Rao, both of whom were adjudicated insolvents on their own application in I. P. No. 20 of 53 on the file of the Sub Court, Eluru. Respondents 4 to 8 are the creditors of the two insolvents, who filed suits both against the insolvents and their sons (respondents 1 to 3), and obtained decrees. The 4th respondent obtained two decrees, one in O. S. 35 of 53, on the file of Sub Court, Eluru another in O. S. 307 of 57 on the file of the District Munsif's Court, Tanuku. In execution of the decree in O. S. 35/33, he filed E. P. 160/56 and brought the 5/6 share of the sons of insolvents (R. 1 to R. 3) in some of the joint family properties to sale, which fetched Rs. 10,250.00 The 4th respondent, and the other respondents 5 to 8, filed E. Ps. in the Sub Court, Eluru for rateable distribution of those sale proceeds towards the satisfaction of the decrees in their favour. C. M. S. A. 128/58 was filed by respondents 4 to 8 in I. A. 479 of 57, while the other C. M. S. As. 84 to 89 of 60 were filed by each of the respondents 4 to 8 against the sons of insolvents, R. 1 to R. 3 against the order of the E. Ps. filed by them for rateable distribution of the sale proceeds in satisfaction of the decrees obtained by them.
(2.) The question arising in all these second appeals is, whether the appellants in C. M. S. A. 128/58 are entitled to claim the sale proceeds in E. P. 160 of to the exclusion of the other creditors of the insolvents.
(3.) The facts leading to this litigation may shortly be stated. The 4th respondent, Mutha Subbarao, filed O. S. No. 35 of 1953 on 1-4-1953 on the file of Sub Court, Eluru against the two insolvents and their sons R. 1 to R. 3 and got an order for attachment before judgment of their immovable properties on 24-4-53, and had them attached on 2-7-53. The two insolvents filed on 26-8-53 I. P. No. 20 of 53 on the file of Sub Court, Eluru for their being adjudicated as insolvents, and an order of adjudication was passed on 31-8-54. O. S. 35/53 was decreed on 12-4-1954, i.e., after the filing of the insolvency petition and before the order of adjudication. By reason of the order of adjudication, 4th respondent brought only the shares of the sons of the two insolvents to sale in E. P. 160/56. At that stage, Official Receiver (the first respondent in C. M. S. A. 128/58) filed I. A. 479/57 in I. P. No. 20/53 for a declaration that the debts mentioned in the schedule annexed to the petition are binding on the sons of the insolvents, and for an order vesting their 5/6 share in him, and for stay of execution of the decree in O. S. 35/53 and the other decrees obtained by respondents 4 to 8. The Official Receiver prayed that the entire sale proceeds in E. P. 160/56 be made over to him, if the court did not think it fit to stop the execution of the sale.;


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