VANNARAKKAL KALLALATHIL SREEDHARAN Vs. CHANDRAMAATH BALAKRISHNAN
LAWS(SC)-1990-3-16
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on March 06,1990

Vannarakkal Kallalathil Sreedhara Appellant
VERSUS
Chandramaath Balakrishnan And Another Respondents


Referred Judgements :-

BULARAM ANDORS. V. SAYYCD MOHAMMED [REFERRED TO]
PAPARAJU VEERARAGHAVAYYA V. KILLARU KAMALA DEVI AND ORS. [REFERRED TO]
VEERAPPA THEVAR AND ORS. V. C. S. VENKATARAMMA AIYARAND ORS. [REFERRED TO]
RANGO RAMCHANDRA V. GURLINGAPPA CHIN -NAPPA [REFERRED TO]
PURNA CHANDRA BASAK VS. DAULAT ALI MOLLAH [REFERRED TO]
ANGU PILLAI VS. M S M KASIVISWANATHAN CHETTIAR [REFERRED TO]
YESHVANT SHANKAR DUNAKHE VS. PYARAJI NURJI TAMBOLI [REFERRED TO]
MOHINDER SINGH VS. NANAK SINGH [REFERRED TO]



Cited Judgements :-

VIPIN KUMAR VS. PHOENIX AIRLINES PRIVATE LIMITED [LAWS(DLH)-2001-11-17] [REFERRED 2.]
ATUL ANAND VS. NANAK FOOD INDUSTRIES [LAWS(DLH)-2006-8-66] [RELIED ON]
T NABI SAHEB VS. V P SIVAIAH [LAWS(APH)-2004-2-105] [REFERRED TO]
HONGKONG AND SHANGHAI BANKING CORPORATION LIMITED VS. DIAMANT BORAT INDIA PRIVATE LIMITED [LAWS(BOM)-1997-12-36] [REFERRED TO]
S JAYALAKSHMI VS. E PRABU [LAWS(MAD)-2004-11-187] [REFERRED TO]
K Palanisami VS. R Gomathi [LAWS(MAD)-2004-12-96] [REFERRED TO]
K PALANISAMI VS. R GOMATHI [LAWS(MAD)-2004-12-14] [REFERRED TO]
RAMASAMY RAJA VS. P SUBBAYA PILLAI [LAWS(MAD)-2005-3-5] [REFERRED TO]
JAMALS VS. P SYAMALA PROPRIETRIX PRAJWAL ASSOCIATES [LAWS(MAD)-2005-8-156] [REFERRED TO]
SUMIKIN BUSSAN INTERANATIONAL VS. MANHARLAL T MODY [LAWS(BOM)-2004-4-183] [REFERRED TO]
VIBRA FIBRE P LTD VS. ARYAMAN FINANCIAL SERVICES LTD [LAWS(BOM)-2005-4-88] [REFERRED TO]
SUJATA SANZGIRY VS. ANKUSH R NAIK [LAWS(BOM)-2005-8-138] [REFERRED TO]
SHAIKH SIKANDAR SK HAIDAR VS. SARSWATI EDUCATION SOCIETY [LAWS(BOM)-2006-11-197] [REFERRED TO]
GWALIOR OIL MILLS VS. GEEKAY EXIM INDIA LTD AND ORIENTAL BANK OF COMMERCE [LAWS(BOM)-2006-1-135] [REFERRED TO]
PATEL NATWARLAL RUPJI VS. KONDH GROUP KHETI VISHAYAK [LAWS(SC)-1995-12-85] [DISTINGUISHED]
RAJENDER SINGH VS. RAMDHAR SINGH [LAWS(SC)-2001-5-20] [REFERRED . (PARA 19)]
JANGLI VS. BHAGWATI [LAWS(SC)-1995-9-15] [REFERRED TO]
KANCHERLA LAKSHMINARAYANA VS. MATTAPARTHI SYAMALA [LAWS(SC)-2008-3-74] [REFERRED TO]
PUNJAB NATIONAL BANK VS. ORKIDS [LAWS(DLH)-2000-1-15] [REFERRED]
SUNKUGARI SRINIVASA REDDY VS. M VIJAYALAKSHMI [LAWS(APH)-2009-8-46] [REFERRED TO]
SUKANYA VS. CANARA BANK SAGAR BRANCH [LAWS(KAR)-2002-3-52] [REFERRED TO]
ABDUL JALAL VS. MARIYA FINANCIERS [LAWS(KER)-2002-2-12] [REFERRED TO]
MOHINDER SINGH VS. NANAK SINGH [LAWS(P&H)-1970-11-13] [REFERRED TO]
RAMADHAR SINGH VS. RAM NARAYAN SHARMA [LAWS(PAT)-2010-4-274] [REFERRED TO]
CHAITANYA PRAKASH BANSAL VS. KRISHNA BIYANI [LAWS(RAJ)-2008-5-86] [REFERRED TO]
PUNUMACHA ASHOK RAJU VS. INDUKURI VENKATA GOPALA KRISHNAM RAJU [LAWS(APH)-2013-3-4] [REFERRED TO]
JAGROOP SINGH VS. BORIA KHAN [LAWS(P&H)-2008-11-72] [REFERRED TO]
MADAN LAL AND SONS VS. YOGINDER SHARMA [LAWS(P&H)-2006-9-49] [REFERRED TO]
VISHNUBHAI RAIMALBHAI DESAI VS. KANTILAL HAJARIMAL SHAH [LAWS(GJH)-2013-7-394] [REFERRED TO]
SAMARJIT CHAKRAVARTY VS. TEJ PROPERTIES PVT LTD [LAWS(DLH)-2014-7-100] [REFERRED TO]
SHAJI P. SEBASTIAN VS. THE STATE BANK OF INDIA [LAWS(KER)-2012-8-503] [REFERRED TO]
ENERGY AAHAR PVT. LTD. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2011-1-334] [REFERRED TO]
S.K. GANGADHARA VS. RAMACHANDRA [LAWS(KAR)-2015-4-368] [REFERRED TO]
BIHAR DISTILLERY LTD. VS. CENTRAL BANK OF INDIA [LAWS(PAT)-2015-7-134] [REFERRED TO]
SUBHASH BHIMASHANKAR KALASE VS. STATE BANK OF INDIA [LAWS(BOM)-2004-8-202] [REFERRED]
GOMTI DEVI VS. RAM PRASAD [LAWS(DLH)-2014-3-514] [REFERRED]
SURENDER VS. SOAMI TRADERS (INDIA) AND ANOTHER [LAWS(P&H)-2014-12-324] [REFERRED]
K A ALWA VS. JAGANNATH PRASAD VARSHNEY AND ORS [LAWS(ALL)-1992-5-114] [REFERRED]
SHERIKATH AND OTHERS VS. SHAMSEENA AND ANOTHER [LAWS(KER)-2017-2-110] [REFERRED TO]
SWAMY H.L. VS. LAKSHMAMMA MAJOR AND OTHERS [LAWS(KAR)-2018-5-49] [REFERRED TO]
KARAM CHAND VS. CUTTING EDGE INFRASTRUCTURE PVT. LTD. [LAWS(DLH)-2019-8-272] [REFERRED TO]
RAMACHANDRAN T.K. VS. BALACHANDRAN K. [LAWS(KER)-2019-9-155] [REFERRED TO]
PATNAYAKUNI KODANDARAM VS. KOLATI DHANALAKSHMI AND ORS. [LAWS(APH)-2020-12-65] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)An extent of 80 cents of land which is in dispute in this appeal was agreed to be sold in favour of the appellant under an agreement dated 9/10/1978. Before the sale deed was executed, a third party in execution of a decree got the property attached on 16/11/1978. The sale deed was executed on 23/11/1978. The question is: Does the sale prevail over the attachment
(3.)The High court of Kerala in the judgment under appeal has held that the sale would be subject to attachment This appears from the following observation:
"The sale deed was executed at a time when the property was already under attachment. It is true that even before effecting attachment there was an agreement for sale by Sarojini Ramakrishnan in favour of the appellant. But the agreement for sale will not create any interest in the property. The fact that Ex. A-12 sale deed was executed on the basis of an agreement executed before the attachment will not place the appellant in any better position. He could take the 80 cents under Ex. A-12 only subject to the attachment. "

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