BALAKRISHNAN Vs. MALAIYANDI KONAR
LAWS(SC)-2006-2-84
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on February 17,2006

BALAKRISHNAN Appellant
VERSUS
MALAIYANDI KONAR Respondents





Cited Judgements :-

MANNU VS. PRITAM SINGH [LAWS(P&H)-2008-12-71] [REFERRED TO]
THANKAMMA VS. LEELAMMA ABRAHAM [LAWS(KER)-2008-2-68] [REFERRED TO]
JAMSHEDPUR FINE CHEMICALS PRIVATE LIMITED VS. AUTHORISED OFFICER, CANARA BANK [LAWS(JHAR)-2019-9-98] [REFERRED TO]
MAHARAJI EDUCATIONAL TRUST VS. HOUSING & URBAN DEVELOPMENT CORPORATION LTD. & ORS. [LAWS(SC)-2017-5-9] [REFERRED TO]
BABURAO VISHWANATH DIGHE VS. KISAN BHIVAJI SANAP [LAWS(BOM)-2009-11-187] [REFERRED TO]
MOHINIHARDAYAL SINGH VS. PUNJAB AND SIND BANK AND OTHERS [LAWS(MPH)-2009-6-69] [REFERRED TO]
UNNIKRISHNAN NAIR VS. MANICKANAMPARAMBIL CITTY FUND [LAWS(KER)-2014-5-137] [REFERRED TO]
D SRINIVASAN VS. F X DENNY (DECEASED) [LAWS(MAD)-2019-1-194] [REFERRED TO]
N. RAMACHANDRAN VS. M. JANAKI [LAWS(MAD)-2014-10-99] [REFERRED TO]
KURUVILLA VS. CORPORATION BANK [LAWS(KER)-2007-8-73] [REFERRED TO]
A G M CONSTRUCTIONS P LTD VS. SHIBU KUMAR [LAWS(KER)-2010-7-7] [REFERRED TO]
P GOVARDHAN VS. J RAMESH BABU [LAWS(APH)-2009-6-60] [REFERRED TO]
WAMAN BHILA PATIL VS. JAGANNATH TARACHAND KASLIWAL [LAWS(BOM)-2007-9-78] [REFERRED TO]
RAMALINGAM VS. RATHINAMBAL [LAWS(MAD)-2019-7-31] [REFERRED TO]
ANTONY VS. STATE OF KERALA [LAWS(KER)-2017-6-10] [REFERRED TO]
NOORUL SABA VS. IVTH ADDITIONAL DISTRICT JUDGE, SHAHJAHANPUR AND ORS. [LAWS(ALL)-2014-12-364] [REFERRED TO]
PANDA VENKATA RAO VS. PADYALA VENUGOPALA PRASAD [LAWS(APH)-2022-11-51] [REFERRED TO]
SHENBAGAVALLI VS. NAGOORAN [LAWS(MAD)-2022-3-119] [REFERRED TO]
A G M CONSTRUCTION P LTD VS. SHIBU KUMAR S [LAWS(KER)-2010-9-177] [REFERRED TO]
AMAR SINGH VS. OM PARKASH AND ORS [LAWS(P&H)-2010-10-294] [REFERRED]
GEORGE VS. SHIRLEY VARKEY [LAWS(KER)-2009-2-26] [REFERRED TO]
VAENDA VS. D G NARASIMHAN [LAWS(MAD)-2009-4-355] [REFERRED TO]
MEENAKSHI AMMAL VS. SELVARAJ [LAWS(MAD)-2014-7-181] [REFERRED TO]
MAJEED VS. NOORJAHAN [LAWS(KAR)-2023-7-1437] [REFERRED TO]
SHIVCHARAN VS. A D J RAMPUR [LAWS(ALL)-2007-4-57] [REFERRED TO]
JANNAT VS. VIITH ADDL DISTRICT JUDGE AGRA [LAWS(ALL)-2006-10-184] [REFERRED TO]
BONDA MARY VS. SIMHAGIRI CHITS FUNDS PVT LTD [LAWS(APH)-2022-1-74] [REFERRED TO]
BONDA MARY VS. SIMHAGIRI CHITS FUNDS PVT LTD [LAWS(APH)-2022-1-74] [REFERRED TO]
SRIRAMANENI RAMESH BABU VS. GOVERNMENT OF INDIA [LAWS(APH)-2011-7-49] [REFERRED TO]
LATHISLAL VS. LAWARANCE YESUDHASAN [LAWS(MAD)-2007-2-328] [REFERRED TO]
M. SHANKAR VS. SWITCHING POWER CONVERSION PVT. LTD [LAWS(KAR)-2019-12-261] [REFERRED TO]
G H GURUMURTHY VS. KALE GOWDA [LAWS(KAR)-2009-3-38] [REFERRED TO]
T. MUTHUKUMARASAMY VS. J. SELVASUNDARRAJ [LAWS(MAD)-2017-3-177] [REFERRED TO]
RACHABATHUNI GOVINDA RAO AND ORS. VS. GOLLA TIRUPATHI VENKAIAH [LAWS(APH)-2020-2-68] [REFERRED TO]
ABDUL HAFEEZ KHAN ALIAS CHAKKAN VS. CIVIL JUDGE PILIBHIT [LAWS(ALL)-2009-6-12] [REFERRED TO]
CHANDALA VEERA V SATYANARAYANA VS. CHANDALA SESHA RATNAM AND ORS [LAWS(APH)-2017-12-68] [REFERRED TO]
AMANANA VENKATARATNAM AND ORS. VS. NADIKOPPULA SEETHARAMASWAMY AND ORS. [LAWS(APH)-2015-10-31] [REFERRED TO]
N. VIJAYA KRISHNA VS. YETURU RAMALINGA REDDY AND ORS. [LAWS(APH)-2019-11-64] [REFERRED TO]
T GOVINDARAJAN VS. T SOUNDARAJAN [LAWS(MAD)-2007-2-332] [REFERRED TO]
K.PALANICHAMY GOUNDER VS. KANDASAMY GOUNDER [LAWS(MAD)-2022-9-162] [REFERRED TO]
RAJENDRA MAROTHI VS. GAS POINT PETROLEUM & OTHERS [LAWS(MPH)-2016-4-93] [REFERRED TO]
V KRISHNAMOORTHY VS. RADHABAI AMMAL [LAWS(MAD)-2019-3-150] [REFERRED TO]
LINGARAJAIAH VS. H.N. JAMBAPPA [LAWS(KAR)-2014-4-153] [REFERRED TO]
K.P.SAMUEL VS. CO-OPERATIVE HOUSING SOCIETY LTD. [LAWS(KER)-2020-3-164] [REFERRED TO]
C M THAMBI S/O CHANTHAPPAN VS. SIVAN C S/O KELUKUTTY [LAWS(KER)-2018-2-261] [REFERRED TO]
PAVAYAMMAL (DECEASED) & ANOTHER VS. THANGAMMAL (DECEASED) & OTHERS [LAWS(MAD)-2014-9-161] [REFERRED TO]
BANGARU KRISHNARJUNA AND 3 OTHERS VS. DASARI ATCHUTAMBA AND ANOTHER [LAWS(APH)-2016-9-51] [REFERRED TO]
C RAYAM BABU VS. B K L TRADERS PROPRIETOR B VENKATESWARLU [LAWS(APH)-2010-4-50] [REFERRED TO]
SHAKUNTALABAI AND ORS. VS. RAMESH AND ORS. [LAWS(BOM)-2020-7-189] [REFERRED TO]
SMT. AMBUBAI BALRAJ NARAL AND OTHERS VS. SABALE WAGHIRE AND COMPANY [LAWS(BOM)-2018-9-154] [REFERRED TO]
VINDHAYACHAL VS. COMMISSIONER AZAMGARH DIVISION AZAMGARH [LAWS(ALL)-2009-5-847] [REFERRED TO]
K L GEETHA NANDINI VS. K L NAGARJU [LAWS(APH)-2009-6-6] [REFERRED TO]
DASINA VENKATA RAMANA VS. SETTI RAMBABU [LAWS(APH)-2012-11-62] [REFERRED TO]
FATHIMA BEEVI VS. K P GEETHA [LAWS(KER)-2010-11-255] [REFERRED TO]
MUNSHA SINGH VS. STATE BANK OF INDIA & ANR. [LAWS(P&H)-2017-5-289] [REFERRED TO]
GURUMURTHAYYA VS. VENKATESH RAMACHANDRA JANADRI [LAWS(KAR)-2016-3-276] [REFERRED TO]
ARUNACHALATHAMMAL @CHELLAMMAL VS. BALASUBRAMANIAN (DIED) [LAWS(MAD)-2018-10-379] [REFERRED TO]
GANGA PRASAD VS. II ADDITIONAL DISTRICT JUDGE SULTANPUR [LAWS(ALL)-2012-1-191] [REFERRED TO]


JUDGEMENT

- (1.)Challenge in this appeal is to the judgment rendered by a learned single Judge of the Madras High Court holding that the auction sale held in an execution proceeding and confirmation thereof was illegal. The matter was remitted to the Executing Court with a direction to consider the objection in terms of Section 47 of the Code of Civil Procedure, 1908 (in short the 'code') and to consider whether there was any need for sale of the property in view of the deposit made by the judgment-debtor-respondent herein. The appellant who is the decree-holder purchased the property in the Court auction sale. The proceedings relate to O. S. No. 385/1977 on the file of District Munsif, Kulithalai.
(2.)The background facts need to be noted in brief:
(3.)The suit was filed by the appellant on the basis of a promissory note executed by the respondent in favour of the appellant. The suit was decreed. In the proceeding for execution of the decree in his favour (E. P. No. 725/1981 on the file of District munsif, Kulithalai later re-numbered as E. P. 45/1983 on the file of District Munsif, manapparai) the appellant purchased the judgment-debtor's property on 8-7-1981 in Court auction after obtaining permission of the Court for a sum of Rs. 7,510/ -. The sale was confirmed on 22-8-1983.


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