SM SHANTI DEVI Vs. KALIMATI DASSI
LAWS(CAL)-1960-9-35
HIGH COURT OF CALCUTTA
Decided on September 15,1960

Sm Shanti Devi Appellant
VERSUS
Kalimati Dassi Respondents

JUDGEMENT

- (1.) One Bholanath Dutta and his wife, Chintamani Dassi, jointly executed a mortgage of the disputed plot of land, known as Nimasol Nishkar, as also of other plots of land in favour of one Chand Keyot. On the death of Ohand Keyot, his three sons Gangadhar, Jamuna and Padma instituted a suit against both Bholanath and Chintamani and obtained a final decree for sale of all the ^mortgaged properties. On July 19, 1933, the decree-holders put the final decree into execution and commenced Title Execution Case No. 1626 of 1933 against both Bholanath and Chintamani. The sale proclamation was issued on October 25, 1933 and published on November 13, 1933. Chintamani died on November 27, 1933. All the mortgaged properties were sold at the court sale on December 22, 1933 and purchased by the three decree-holders. The sale was confirmed on May 1, 1937. Chiata-mani was the gole owner of the disputed plot of land. She left behind her three sons as her heirs and legal representatives. In spite of her death, her representatives were not brought on the record of the execution case. The decree-holders did not apply under Section 50, Code of Civil Procedure, to execute the decree against her representatives. No notice was issued to her lethal representatives under Order 21, Rule 22(1)(b), Code of Civil Procedure, nor was any order made by the court for executing the decree against them. The court which passed the decree was also the executing court. Bholanatb was alive during pendency of the execution proceedings. He wa" not the owner of the disputed plot of land nor was he a legal representative of Chintamani. Bholanalh was the owner of the other mortgaged properties. The sons of Chintamani sold and conveyed the disputed plot of land to the Defendant No. 1 by a. registered kobalo, dated July 28, 1939. In spite of the court sale, the spns of Chintamani and subsequently the Defendant No. 1 continued to be in possession of the disputed plot of land. The Plaintiff purchased the alleged two-thirds; share of the auction purchasers, Jammia and Padma, in the disputed plot of land by a kobala, dated November 10, 1987 and the remaining one-third share of Ganga dhar therein in a court sale on June 11, 1938. The courts below nave found that the Plaintiff is a mala, fide purchaser. The Plaintiff instituted the present suit in 1944 for a declaration of her title to the ownership of the disputed plot of land and for recovery of khas possession thereof. The Defendant No. 1 and her lessee, the Defendant No. 7 contested the suit. Their principal defence is that since Chintamani died before the court sale in Title, Execution Case No. 1526 of 1933, the title of the heirs of Chintamani to the disputed plot of land did not pass at the court, sale and consequently the auction purchasers and the Plaintiff claiming through them did not acquire any title to the ownership of the disputed property. Both the courts below accepted this defence contention and dismissed the suit. The Plaintiff has preferred this second appeal to this Court. The principal question in the appeal is whether a court sale of a mortgaged property in execution of a final decree for sale thereof held after the death of the judgment debtor without impleading her heirs is binding upon the heirs wbere the sale proclamation was issued and published before the death of the judgment debtor. The Division Bench thought that there is a conflict of judicial opinion on the point and accordingly referred the following questions to the Full Beach for decision: (1) What is the effect of the dealh of a judgment debtor "after the issue of a sale proclamation of the validity of the sale held thereafter without impleading the heirs of the deceased "judgment debtors? (2) Which of the two cases-Tarangini Devi v. Raj Krishna Mandal 32 CWJ 418 or Faizaddi Talukdar v. Rezia Begum 46 C.W.N. 631-is correctly decided?
(2.) As the questions arose in an appeal from an appellate decree the whole case has been referred to the Full Bench under chapter VII, 2 of the Appellate Side Rules.
(3.) On behalf of the Plaintiff Appellant Mr. Sen contended firstly, that a sale in execution of a decree held in West Bengal after the death of the judgment-debtor without impleading his legal representative as a party to the execution proceedings binds the representative in view of the amendment of Rule 22 of Order 21, Code of Civil Procedure, by the Calcutta High Court. Secondly, he contended relying upon the decision in Sheo Prosad v. Hiralal,1889 ILR(All) 440, and the cases which followed it, that such a sale is valid where the property, was attached and ordered, to be sold in execution of a money decree during the life time of the judgment-debtor and also where the property being mortgaged, a final decree for its sale was passed during his life time. Thirdly, he contended that in any event such a sale is valid where the sale proclamation was issued and published before the death of the judgment-debtor. In my opinion each of these contentions should be rejected.;


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