CHAKRAPANI CHETTIAR Vs. DHANJI SETTU
LAWS(PVC)-1900-11-24
PRIVY COUNCIL
Decided on November 23,1900

CHAKRAPANI CHETTIAR Appellant
VERSUS
DHANJI SETTU Respondents

JUDGEMENT

- (1.) It is not disputed that it was competent for the petitioner in the Court of First Instance who, as decree-holder in Suit No. 378 of 1897, was entitled to rateable distribution of the assets realized in the sale in execution of the decree in Suit No. 477 of 1898, to apply under Section 311 of the Civil Procedure Code to have the sale in execution of the decree in Suit No. 477 set aside on the ground of irregularity. See Lakshmi V/s. Kuttunni I.L.R. 10 Mad. 57. The sale was twice adjourned with the consent of the judgment-debtor, and finally took place, also with the consent of the judgment-debtor, without a fresh proclamation. The argument of the petitioner before this Court is that by reason of the judgment-debtor having consented to the adjournments, and to the sale taking place without a fresh proclamation, the Court of First Instance, in setting aside the sale exercised a jurisdiction not vested in it by law or acted in the exercise of its jurisdiction illegally or with material irregularity. It has been held by this Court that when a Court professing to act under Section 311 of the Civil P. C. set aside a sale without proof of substantial injury the order was passed without jurisdiction within the meaning of Section 622, Civil P. C.. See Lakshmana V/s. Najimudin I.L.R. 9 Mad. 145.
(2.) It is no doubt the interest of the judgment-debtor to require a proclamation to issue, but it does not follow because Section 291 allows a sale to take place after an adjournment without a. proclamation, if the judgment-debtor waives his right to a proclamation, that it is not competent under any circumstances for a judgment creditor to object to the sale taking place without a fresh proclamation or to impeach the regularity of the sale on the ground that there has been no fresh proclamation, It. might well be that a judgment-creditor desires a fresh proclamation to issue notwithstanding the waiver by the judgment-debtor. If, on an application by the judgment-creditor that a fresh proclamation should issue, the Court declined to allow it to issue, we should be disposed to bold that this was a ground on which the regularity of the sale could be impeached by the judgment-creditor. But it is not necessary for us to decide this point.
(3.) There was no doubt a mis-description of the property but as the District Munsif finds expressly that there was no loss by reason of this mis-description it cannot be relied upon as a ground for setting aside the sale.;


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