w w w . L a w y e r S e r v i c e s . i n



Dr. Vidyaa Hari Iyer v/s M/s. Sundaram Finance Limited, Incorporated under the Indian Companies Act, 1913, Chennai & Another


Company & Directors' Information:- L & T FINANCE LIMITED [Amalgamated] CIN = U65990MH1994PLC083147

Company & Directors' Information:- S P FINANCE PRIVATE LIMITED [Active] CIN = U65990MH1979PTC021790

Company & Directors' Information:- SUNDARAM FINANCE LIMITED [Active] CIN = L65191TN1954PLC002429

Company & Directors' Information:- V L S FINANCE LIMITED [Active] CIN = L65910DL1986PLC023129

Company & Directors' Information:- ACT INDIA LIMITED [Dissolved] CIN = L99999TN1986PLC013555

Company & Directors' Information:- L R N FINANCE LIMITED [Active] CIN = U65921TN1992PLC089288

Company & Directors' Information:- S M FINANCE LTD [Active] CIN = L65999TG1984PLC004526

Company & Directors' Information:- J R D FINANCE LTD [Active] CIN = L65999WB1993PLC058107

Company & Directors' Information:- B R D FINANCE LIMITED [Active] CIN = U65910KL1995PLC009430

Company & Directors' Information:- T C I FINANCE LIMITED [Active] CIN = U65920MH1973PLC017042

Company & Directors' Information:- A. V. B. FINANCE PRIVATE LIMITED. [Active] CIN = U65993DL1992PTC049818

Company & Directors' Information:- S M L FINANCE LIMITED [Active] CIN = U65910KL1996PLC010648

Company & Directors' Information:- S B FINANCE PVT LTD [Strike Off] CIN = U65921TG1988PTC008268

Company & Directors' Information:- INDIA FINANCE LTD. [Active] CIN = L65110WB1984PLC050214

Company & Directors' Information:- J J FINANCE CORPORATION LTD [Active] CIN = L65921WB1982PLC035092

Company & Directors' Information:- G V S FINANCE PVT LTD [Strike Off] CIN = U65921TG1988PTC008269

Company & Directors' Information:- G T P FINANCE LIMITED [Active] CIN = U65921TZ1991PLC003149

Company & Directors' Information:- S R K FINANCE PRIVATE LIMITED [Active] CIN = U65910UP1994PTC016038

Company & Directors' Information:- R N FINANCE LIMITED [Active] CIN = U74899DL1988PLC034289

Company & Directors' Information:- J R D FINANCE LTD [Active] CIN = U65999WB1993PLC058107

Company & Directors' Information:- C K G FINANCE PRIVATE LIMITED [Active] CIN = U65910KL1996PTC010147

Company & Directors' Information:- L N FINANCE LTD [Active] CIN = U65923WB1991PLC052876

Company & Directors' Information:- R K FINANCE LTD [Active] CIN = L65921WB1983PLC035896

Company & Directors' Information:- V P C L FINANCE LIMITED [Active] CIN = U65920TG1996PLC023172

Company & Directors' Information:- J S M FINANCE PVT LTD [Active] CIN = U74140MP1995PTC009542

Company & Directors' Information:- I & D FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1991PTC021369

Company & Directors' Information:- L N FINANCE PVT LTD [Active] CIN = U65929AS1992PTC003766

Company & Directors' Information:- N B A FINANCE LIMITED [Strike Off] CIN = U74899DL1993PLC052393

Company & Directors' Information:- T P D FINANCE LIMITED [Strike Off] CIN = U67120RJ1994PLC008051

Company & Directors' Information:- R G L FINANCE COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015809

Company & Directors' Information:- S K B FINANCE LIMITED [Amalgamated] CIN = U65999WB1996PLC082317

Company & Directors' Information:- J V FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC067873

Company & Directors' Information:- L C J FINANCE PVT. LTD. [Active] CIN = U65921WB1995PTC068809

Company & Directors' Information:- H L T FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921DL1996PTC078128

Company & Directors' Information:- R N C P FINANCE LTD. [Dissolved] CIN = U67120WB1995PLC072339

Company & Directors' Information:- T T FINANCE LIMITED [Amalgamated] CIN = U67120DL1986PLC023168

Company & Directors' Information:- M M V R FINANCE LIMITED [Active] CIN = U65921TZ1997PLC007705

Company & Directors' Information:- D B FINANCE PRIVATE LIMITED [Active] CIN = U65191TN1989PTC016705

Company & Directors' Information:- C H P FINANCE PVT LTD [Active] CIN = U65921PB1992PTC012788

Company & Directors' Information:- S L B P FINANCE PRIVATE LIMITED [Active] CIN = U74899DL1990PTC041694

Company & Directors' Information:- R S FINANCE PVT LTD [Active] CIN = U65191WB1988PTC044144

Company & Directors' Information:- I C FINANCE PRIVATE LIMITED [Active] CIN = U65921UP1989PTC011236

Company & Directors' Information:- V K FINANCE PVT LTD [Strike Off] CIN = U67120WB1991PTC052140

Company & Directors' Information:- C AND N FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921DL1998PTC094290

Company & Directors' Information:- C D R FINANCE LIMITED [Strike Off] CIN = U65910TG1995PLC022237

Company & Directors' Information:- J R FINANCE LIMITED [Active] CIN = U65921PB1996PLC017699

Company & Directors' Information:- I C S FINANCE LIMITED [Strike Off] CIN = U65921TZ1987PLC001991

Company & Directors' Information:- DR I T M LIMITED [Active] CIN = U67120CH1999PLC022651

Company & Directors' Information:- ACT FINANCE LTD [Active] CIN = U65999WB1983PLC036274

Company & Directors' Information:- D D S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910DL1996PTC076165

Company & Directors' Information:- K V L FINANCE LIMITED [Strike Off] CIN = U65191TN1989PLC016715

Company & Directors' Information:- D A S FINANCE PVT LIMITED [Strike Off] CIN = U65921PB1993PTC012888

Company & Directors' Information:- U B FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC051300

Company & Directors' Information:- V L G FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910AP1997PTC027952

Company & Directors' Information:- E M S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921TZ1986PTC001789

Company & Directors' Information:- T D M FINANCE COMPANY PRIVATE LIMITED [Active] CIN = U65923KL1997PTC011601

Company & Directors' Information:- S. F. FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1996PTC018702

Company & Directors' Information:- D S L FINANCE PRIVATE LIMITED [Active] CIN = U65921TG1996PTC023898

Company & Directors' Information:- R D P FINANCE PRIVATE LIMITED [Active] CIN = U65929DL1997PTC089092

Company & Directors' Information:- S R K C FINANCE LIMITED [Amalgamated] CIN = U65999TZ1989PLC002445

Company & Directors' Information:- R K N FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC038377

Company & Directors' Information:- H A FINANCE PRIVATE LIMITED [Strike Off] CIN = U65993DL1987PTC027064

Company & Directors' Information:- V V A FINANCE LTD [Active] CIN = U65993WB1984PLC037171

Company & Directors' Information:- Y B FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921CH1996PTC017745

Company & Directors' Information:- D G L FINANCE LTD [Strike Off] CIN = U67120TG1993PLC015604

Company & Directors' Information:- M S R FINANCE PVT LTD [Strike Off] CIN = U65191TN1989PTC016789

Company & Directors' Information:- S S P FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1987PTC014526

Company & Directors' Information:- C R N FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC062802

Company & Directors' Information:- I FINANCE COMPANY LIMITED [Active] CIN = U67110DL2011PLC212268

Company & Directors' Information:- H AND Z FINANCE PRIVATE LIMITED [Active] CIN = U67190MH1995PTC093153

Company & Directors' Information:- Y AND K FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC019837

Company & Directors' Information:- S L P FINANCE PRIVATE LTD. [Strike Off] CIN = U65923DL1985PTC021970

Company & Directors' Information:- V M FINANCE LIMITED [Strike Off] CIN = U65910PB1996PLC018339

Company & Directors' Information:- D S K FINANCE LIMITED [Strike Off] CIN = U65910UP1988PLC010317

Company & Directors' Information:- G B V FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65110UP1988PTC010219

Company & Directors' Information:- B H FINANCE PRIVATE LIMITED [Strike Off] CIN = U65922KA1995PTC018390

Company & Directors' Information:- M .R .S . FINANCE LIMITED [Strike Off] CIN = U65929DL1995PLC067184

Company & Directors' Information:- H D FINANCE LTD [Strike Off] CIN = U67120DL1986PLC023675

Company & Directors' Information:- P R K FINANCE P LTD [Strike Off] CIN = U65191TN1995PTC033478

Company & Directors' Information:- THE INDIAN CORPORATION PRIVATE LIMITED [Active] CIN = U65993TN1946PTC000988

Company & Directors' Information:- T AND C FINANCE LIMITED [Strike Off] CIN = U67120RJ1996PLC012576

Company & Directors' Information:- W S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65192UP1996PTC020243

Company & Directors' Information:- S A C FINANCE COMPANY PVT LTD [Active] CIN = U65999WB1985PTC039002

Company & Directors' Information:- C C FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC037805

Company & Directors' Information:- S R B FINANCE LIMITED [Strike Off] CIN = U65910UP1988PLC010045

Company & Directors' Information:- P V FINANCE PRIVATE LIMITED [Strike Off] CIN = U65993DL1987PTC027270

Company & Directors' Information:- R V S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65990KA1995PTC018436

Company & Directors' Information:- P AND B FINANCE PVT LTD [Strike Off] CIN = U99999MH1986PTC038841

Company & Directors' Information:- B B P FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1996PTC018183

Company & Directors' Information:- CHENNAI FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1995PTC030934

Company & Directors' Information:- A E FINANCE PRIVATE LIMITED [Active] CIN = U65999TZ1990PTC002905

Company & Directors' Information:- L R FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65910UP1988PTC009758

Company & Directors' Information:- S B M FINANCE LIMITED [Strike Off] CIN = U65921PB1994PLC014374

Company & Directors' Information:- T A S FINANCE PVT LTD [Strike Off] CIN = U65191TN1990PTC018654

Company & Directors' Information:- D AND O FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC054788

Company & Directors' Information:- H R P FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921PB1995PTC015715

Company & Directors' Information:- P T R FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1989PTC016795

Company & Directors' Information:- B & S FINANCE PVT LTD [Strike Off] CIN = U65191TN1988PTC015491

Company & Directors' Information:- H S B FINANCE PVT LTD [Strike Off] CIN = U67120RJ1996PTC012119

Company & Directors' Information:- CHENNAI FINANCE CO PRIVATE LIMITED [Under Process of Striking Off] CIN = U65991TN1981PTC009023

Company & Directors' Information:- M. J. S. FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1971PTC003049

Company & Directors' Information:- A R FINANCE PVT LTD [Strike Off] CIN = U65921PB1989PTC009778

Company & Directors' Information:- K G FINANCE LIMITED [Strike Off] CIN = U65910TZ1982PLC001219

Company & Directors' Information:- SUNDARAM & COMPANY LIMITED [Strike Off] CIN = U67120TN1942PLC002584

Company & Directors' Information:- S AND Z FINANCE PRIVATE LIMITED [Strike Off] CIN = U65923PN1997PTC106520

Company & Directors' Information:- H S N FINANCE PVT LTD [Strike Off] CIN = U67120PB1993PTC013900

Company & Directors' Information:- G N FINANCE PVT LTD [Strike Off] CIN = U65990MH1981PTC024294

Company & Directors' Information:- IYER & CO PVT LTD [Strike Off] CIN = U26993TN1946PTC000933

Company & Directors' Information:- C S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910GJ1987PTC009799

Company & Directors' Information:- INDIAN FINANCE CO. LTD. [Dissolved] CIN = U99999MH1921PTC000902

Company & Directors' Information:- IYER AND IYER PVT. LTD. [Not available for efiling] CIN = U74140MH2000PTC901620

Company & Directors' Information:- IYER AND IYER PRIVATE LIMITED [Strike Off] CIN = U22126MH1963PTC012664

    A.No. 2468 of 2020 in O.P.No. 953 of 2018

    Decided On, 11 December 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. SATHISH KUMAR

    For the Applicant: Mohan for M/s. Vijayalakshmi Rajarathnam, Advocates. For the Respondents: R1, Suresh, R2, Arvindh Pandian (SC), Karthikeyan Anbazhagan, Advocates.



Judgment Text

(Prayer: Application filed under Order XIV Rule 8 of O.S. Rules read with Section 151 of CPC for direction directing the first respondent to disburse to the credit of the applicant herein the monies lying in FDR No.D629907 (L936473) together with interest at 18% p.a. from the date of maturity, within a time frame as fixed by this Court.)This application has been filed by the applicant to direct the first respondent to disburse to the credit of the applicant herein the monies lying in FDR No.D629907 (L936473) together with interest at 18% p.a. from the date of maturity, within a time frame as fixed by this Court.2. The contention of the applicant is that after the death of her husband, the first respondent failed to release the deposit made by her husband on the ground that the second respondent was the nominee. The applicant has filed an Original Petition in O.P.No.953 of 2018 for issuance of Succession Certificate. The Court by an Order dated 26.12.2019 issued the Succession Certificate. Despite the certificate produced, the first respondent did not release the amount. It is further alleged by the applicant in the application that her husband had made various fixed deposits. After the death of her husband, she was driven out of her matrimonial home. Her in-laws and other nephews and nieces tried to usurp the entire amount. Hence, this application has been filed to seeking direction to release the deposit amount held by her husband.3. It is the contention of the first respondent that the second respondent is the nominee, has objected for release of the amount. They have filed an interpleader suit before the City Civil Court for decision.4. Whereas the second respondent would contend that the succession certificate has been obtained without making him as a party. There are 8 writ petitions pending in respect of other deposits made by the husband of the applicant, wherein the other relatives have been appointed as nominees. When the writ petitions are already pending, the succession certificate has been obtained. Therefore, the same is not binding on them. It is his further contention that the conduct of the applicant's husband making all other relatives as nominees clearly proves that he has made gift of the money deposited in the bank to each of his nephews and nieces. Hence, it is his contention that when the suit filed by the first respondent is pending, direction cannot be ordered in this application. Only the nominee is entitled to receive the money. The right of the applicant has to be decided only in the suit. Hence, prayed for dismissal of this application.5. The learned counsel Mr.Mohan, appearing for the applicant submitted that despite the certificate granted in favour of the applicant, who is the only legal heir of her husband late Hari, the first respondent has not paid the amount on the ground that the second respondent is the nominee. It is his contention that once succession certificate is granted under Chapter X of the Indian Succession Act, the first respondent has to necessarily pay the deposit amount to the applicant. Hence, submitted that merely because some writ petitions are pending in respect of other deposits, the same cannot be a ground to non suit the applicant. It is his further contention that taking advantage of the fact that the applicant is a widow, the family members in the matrimonial home tried to grab the money left by her husband. In fact a suit has also been filed claiming huge damages preventing her from seeking any redressal. This Court has heavily come down on the plaintiff in the above suit and dismissed the above suit. All these facts clearly indicate that only for the purpose of defeating the rights of the applicant, all the measures have been taken and interpleader suit has also been filed by the first respondent with the connivance and collusion with the second respondent. Hence, submitted that she being the class-I legal heir, she is entitled for release of the amount. In the event of the second respondent succeeding in the interpleader suit, the applicant offers her share declared in C.S.No.899 of 2017 as security towards the amount and there can be charge over her share in the above immovable property. Hence, submitted that the applicant is entitled to a direction to the first respondent to release the amount. In support of his contentions, he relied on the following judgments :Sarbati Devi and another Vs. Usha Devi reported in 1984 (1) SCC 424Vishin N. Khanchandani Vs. Vidya Lachamandas Khanchandani reported in 2000 (6) SCC 724Ram Chander Talwar Vs. Devender Kumar Talwar reported in 2010 (10) SCC 671Skahti Yezdan Vs. Jayanand Jayant Salgaonkar reported in 2016 SCC OnLine Bom 9834P.Panchali Vs. Tamilnadu Generation and Distribution Corporation Ltd. reported in 2017 SCC OnLine Mad 9191Surendra Ranganth (Dr.) Vs. State Bank of India reported in 2017 SCC ONLine Mad 27190Oswal Greetech Ltd. Vs. Pankaj Oswal and others reported in 2019 SCC OnLine NCLAT 526Shashikala A.Kisan Awad Vs. Divisional office, Central Review, Mumbai reported in 2005 SCC OnLine Bom 885M.Subramanian Vs. The Branch Manager, Canara Bank, Adambakkam, Chennai – 600 008 in W.P.No.31608 of 2015Order passed by this Court in A.No.98 of 2019 in C.S.No.870 of 2017 reported in 2019 (5) CTC 7556. Whereas Mr.Arvind Pandian, learned Senior Counsel appearing for the second respondent vehemently contended that the succession certificate has been obtained without making the second respondent as a party and admittedly there are 8 writ petitions pending as against the other relatives and the petition for succession certificate has been filed without making the second respondent as a party. Therefore, in this application, the direction cannot be granted. It is his further contention that the conduct of the husband of the applicant making various relatives as nominees in a number of fixed deposits clearly show that in fact he has gifted the money to all the relatives. It is his contention that under section 191 of the Indian Succession Act, a man may dispose, by gift made in contemplation of death, of any movable property. Hence, he has submitted that once a dispute is raised as to the right over the money by way of gift, unless the same is decided in the suit, the money cannot be paid to the applicant herein. Further, under section 145ZA of the Banking Regulations Act, only the nominee is entitled to receive the deposited amount. At the most the legal heirs have to establish their right in a civil suit. In respect of his submissions, he has relied upon the following judgments :Vishin N. Khanchandani and another Vs. Vidya Lachmandas Khanchandani and another reported in 2000 (6) Supreme Court Cases 724M.Vellaichamy Vs. The District Manager, Virudhunagar District, Centra Co-operative Bank and others in W.A. (MD) No.256 of 2013S.Sampath Vs. The Regional Manager, State Bank of India and others in W.P.No.26992 of 2017C.Shanthamma and others Vs. Indian Bank represented by its Managing Director and Chief Executive Officer and others in W.P.No.27411of 2016Ramesh Kumar Singh Vs. Zonal Manager, Allahabad Bank reported in 2010 (85) AIC 916K.Gangadar Reddy and another Vs. Gooty Co-operative Town Bank Limited rep. by its Secretary and others reported in 2014 (2) ALT 66Dasari Pullamma Vs. Andhra Bank rep. by its Deputy General Manager, Zonal Office, Kurnool, Kurnool District and others reported in 2016 (4) ALT 794Communist Party of India (Marxist) Vs. United Bank of India and others reported in 2016 (4) WBLR 87Gopal Ram Vs. BranchManager, Bank of India, Buzar Branch, District – Buxar and other of Patna High Court in Civil Writ Juridistion Case No.1909 of 2014Rama Chakravarty Vs. Punjab National Bank and others reported in 1991 (71) Comp case 397Employment Officer Vs. Sevarinathan reported in Indian Law Reports 1985 Karnataka 318Santhosh Sullere and another Vs. Saroj Sullere reported in 2012 (3) M.P.L.J. 609Vasantha Kumari and others Vs. Rani Shantha @ Philomena and others reported in 2015 AIR (Karnataka) 167Chandrasekharan Nair Vs. Union of India reported in 2007 (1) KLT 1006Dolly Edelwaize D.Silva Vs. Mrs.Maelakin and others reported in 1943 AIR (Allahabad) 95Gara Surppadu and others Vs. Pandranki Rami Naidu and ohters reported in 1984 AIR (A.P.) 386Lakshmiammal Vs. Boobalan and others reported in 95 L.W. 1827. Heard both sides and perused entire materials available on record.8. It is not in dispute that the succession certificate has been granted by this Court for releasing the amount lying as a deposit with the first respondent. The succession certificate has been granted after effecting paper publication etc. Several writ petitions being Nos.24061 of 2018 to 24066 of 2018, 14304 of 2020 14369 of 2020 have been filed by the applicant against various banks, namely Axis Bank, Punjab National Bank, City Union Bank, Indian Overseas Bank, Tamilnadu Power Finance and Infrastructure Development Corporation Limited, Canara Bank and Indian Overseas Bank respectively and also against the other relatives, namely other nominees, nephews and nieces of the applicant's husband. The allegations and counter allegations in the above writ petitions clearly indicate that the contesting respondents in the above writ petitions were made nominees by her husband. The counter has been filed only on 14.10.2020 by the respondents in the above writ petitions, much after the succession certificate has been granted by this Court. In the counter affidavit, it is stated that they have been nominated by the husband of the applicant with an intention to give money to the nominees therein by way of gift and monies were given to them. Such stand has been taken in the counter filed on 14.10.2020. It is also relevant to note that a suit in C.S.No.870 of 2017 on the file of this Court was filed for damages as against the applicant herein by Metallic Bellows India Pvt. Ltd. [reported in 2019 (5) CTC 755]. While rejecting the above suit, this Court in para 48 has observed that the very suit has been filed to scuttle the defendant/applicant herein from seeking remedy under law to indicate her rights and prevent them from speaking up to their rights or approaching the authorities seeking redressal. The finding recorded by the learned Single Judge of this Court indicate that the entire family members joined in one hand to defeat the legal right of the defendant therein.9. Be that as it may. Now the crux of the matter is that whether the direction can be issued to the first respondent to pay the fixed deposit amount lying with them. It is to be noted that the second respondent was appointed as a nominee in the said fixed deposit. It is well settled position of law that the nominee is only a trustee. In the judgment in Sarbati Devi and another Vs. Usha Devi reported in 1984 (1) SCC 424, the Apex Court has held that mere nomination made under section 39 of the Life Insurance Act does not have the effect of conferring on the nominee any beneficial interest in the amount payable under the life insurance policy on the death of the assured. The nominee cannot be considered as equivalent to an heir or legatee. In Ram Chander Talwar and another Vs. Devender Kumar Talwar and others reported in 2010 (10) Supreme Court Cases 671, it has been held that nomination merely gives right of the depositor to receive money lying in the account. But it does not make nominee owner of money lying in the account. The Division Bench of Bombay High Court in Ahakti Yezdani Vs. Jeyanand Jayant Salgonkar reported in 2016 SCC Online Bom 9834 has held that nomination does not over ride law in relation to testamentary or intestate succession and provisions regarding nomination are made with a view to ensure that estate or rights of deceased subject matter are protected till legal representatives of deceased take appropriate steps.10. In the judgment in Shashikala A Kisan Awad Vs. Divisional Office, Central Railway, Mumbai reported in 2005 SCC Online Bom 885, the learned Single Judge of Bombay High Court has held that once a succession certificate is issued by a testamentary Court, the Union of India is bound to accept the same and on non acceptance of the same, the testamentary Court, who has issued the succession certificate is entitled to issue a direction to accept such a succession certificate and the consequence must follow accordingly. In the above case, despite the succession certificate granted by the Bombay High Court, the railway authority has not released the amount. Hence, the Court has directed to release of the amount. In Vishin N. Khanchandani and another Vs. Vidya Lachmandas Khanchandani and another reported in 2000 (6) Supreme Court Cases 724, the Apex Court has held as follows :“The submission made on behalf of the appellants has no substance in view of sub-section (2) of Section 8 and the Statement of Objects and Reasons necessitating the passing of the Act. Sub-section (1) of Section 8 provides that if any payment is made in accordance with the provisions of the Act to a nominee, the same shall be a full discharge from all further liabilities in respect of the sum so paid. Section 7 of the Act provides that after the death of the holder of the savings certificates payment of the sum shall be made to the nominee, if any, and sub-section (1) of Section 8 declares that such payment shall be a full discharge from all further liabilities in respect of the sum so paid. However, sub-section (2) of Section 8 specifies that the payment made to the nominee under sub-section (1) shall not preclude any executor or administrator or the legal representative of the deceased holder of a savings certificate from recovering from the person receiving the same under Section 7; the amount remaining in nominee's hand after deducting the amount of all debts or other demands lawfully paid or discharged by him in due course of administration. In other words though the nominee of the national savings certificates has a right to be paid the sum due on such savings certificates after the death of the holder, yet he retains the said amount for the benefit of the persons who are entitled to it under the law of succession applicable in the case, however, subject to the exception of deductions mentioned in the sub-section.”11. In the judgment of the Division Bench of this Court in Mr.Vellaichamy Vs. the District Manager, Virudhunagar District Central Co-operative Bank and others in W.A. (MD) No.256 of 2013, relied on by the second respondent, it has been held that a nominee is a custodian and the money that may be received by the nominee should be kept for the interest of others, who are otherwise legally entitled to and the nominee cannot claim ownership in the money lying in the account. The Single Judge of this Court in S.Sampath Vs. the Regional Manager, State Bank of India in W.P.No.26992 of 2017 has held that When there is nomination as per section 45ZA of Banking Regulation Act 1949, the bank has to release the amount to the nominee and allowed the writ petition. Similar view has been taken by the Telangana and Andhra Pradesh High Court in Dasari Pullamma Vs. Andhra Bank, rep. by its Deputy General Manager, Zonal Office, Kurnool, Kurnool District and two others reported in 2017 (1) BankJ 284 and by the Calcutta High Court in Communist Party of India (Marxist) Vs. United Bank of India and others reported in 2016 (4) WBLR 87.12. In the judgment in Rama Chakravarty Vs. Punjab National Bank and others reported in 1991 (1) Cal. L.T. 324, the Calcutta High Court directed the bank to release the amount on the basis of the deposit. These cases will not help the respondent in any manner. Since in the above cases, the bank insisted for succession certificate in favour of the nominee, in such situation, the Court held that as long there is nomination, the bank is bound to release the amount to the nominee under section 45ZA of the Banking Regulation Act. The respondent also placed reliance on judgment of the Karnataka High Court in Employment Officer Vs. Sevarinathan reported in Indian Law Reports 1985 318, wherein the succession certificate is sought to be enforced under Order 21 C.P.C and the Karnataka High Court has held that succession certificate cannot be enforced since it is not a decree or Order within the meaning of the Civil Procedure Code. In the judgment of the Division Bench of Kerala High Court relied upon by the second respondent in Chandrasekharan Nair Vs. Union of India reported in 2007 (1) KHC 738, it has been held that the gift in contemplation of death made towards Chief Minister's Relief Fund is valid under section 191 of the Banking Regulation Act. There cannot be dispute at all with regard to the above aspect. Merely making such submissions at a later point of time without any proof. Such contention of the alleged gift is improbable and unbelievable and the gift cannot be presumed merely on the basis of some nomination.13. Similarly the judgment of the Allahabad High Court in the judgment in Gara Surppadu and others Vs. Pandranki Rami Naidu and others reported in 1984 AIR (A.P.) 386 also relied on by the second respondent to contend that gift is permissible. Absolutely there is no dispute over the gift under section 191 of the Indian Succession Act and the competence of the person to make a gift as per the provision of law. The other judgment relied upon by the second respondent in Lakshmiammal Vs. Boobalan and others reported in 1995 Law Weekly 182 to contend that a direction cannot be issued in the Original Petition to release the fund. The facts of the above case is totally different wherein in the above case after the release of the amount on the basis of the succession certificate after 11 years, a petition was filed invoking inherent powers of the Court by the third parties and strangers for a direction to invoke the succession certificate granted by this Court and to redeposit the amount. In such a situation, this Court had held that no direction can be granted. The facts of the above judgment is not applicable to the facts of the present case.14. During the submissions, when this Court posed a question when the alleged oral gift has been made, the learned counsel appearing for the second respondent is unable to give any details. Though such stand had been taken in the counter filed at a later point of time on 04.10.2020, on perusal of records, particularly, the letter correspondences between the parties, namely the second respondent and the first respondent Sundaram Finance, in the letter dated 20.08.2017 issued by the second respondent to the Sundaram Finance, he never whispered anything about the gift made by late Hari. The above letter also indicate that the original fixed deposit receipt is with the legal heir Mrs.Vidyaa Hari and therefore, he is unable to close the deposit. If really the gift as contended by the second respondent is valid and true, the original deposit must be in the hands of the second respondent to believe the same. What is required to constitute a valid gift of a immovable property is delivery. Even under section 191, the gift is said to be made in contemplation of death, of any movable property which he could dispose of by Will. If really, late Hari in contemplation of death made the gift of cash, there was no necessity to deposit the money in his name, restricting the right of the second respondent as only a nominee. Therefore, the alleged gift pleaded at a later point of time, that too after the succession certificate was obtained is highly improbable. Such a conclusion is further fortified by very conduct of the second respondent. After this Court had granted succession certificate on 26.02.2019, even in the letter dated 19.03.2019, the second respondent has reiterated the fact that the original deposit receipt is not with him.15. After a copy of the succession certificate is sent to the first respondent, the Sundaram Finance has addressed a letter to the applicant herein admitting the legal position and requested her to furnish certain documents to pay the entire amount. Similarly, they have also addressed a letter to the second respondent indicating the legal position of nominees versus successor to the estate of the deceased and categorically said that the right of a legal heir cannot be usurped by the nominee, since the nomination can neither displace the laws of succession nor substitute a Will and relying on the judgment of the Division Bench of the Bombay High Court, the Sundaram Finance has categorically stated in the letter addressed to the second respondent that nominee does not obtain any absolute title to the property. Thereafter, though a reply was sent by the second respondent on 15.05.2019, in the above letter the contention raised by the second respondent was to the effect that the succession certificate was obtained without impleading him and further he has reiterated his right to receive the fixed deposit only as per the Section 45ZA of the Banking Regulation Act and again requested the first respondent to release the amount to him as a nominee. This letter is more relevant to appreciate the contention of the parties. In the above letter sent on 15.05.2019, there is no whisper as to the oral gift of the so called money as pleaded subsequently in the counter dated 04.10.2020 in the writ petitions. If really there was a oral gift or gift as per Section 191 of the Indian Succession Act what should have been conduct of the parties. At the very inception itself he should have informed the same to the bank or to the first respondent at the earliest point of time.16. In none of the correspondences, the second respondent ever whispered anything about the so called gift as per Section 191 of the India Succession Act. Therefore, the theory of the alleged gift appears to the nothing but after thought and introduced at later point of time. The conduct of the first respondent Sundaram Finance having fully agreed the legal position and informing the same to the second respondent, that too after the succession certificate has been obtained by the legal heir and again going for interpleader suit is highly deprecated. It is to be noted that as per Part X of the Indian Succession Act once succession certificate has been granted, such certificate is conclusive as against the persons owing such debts. Section 381of the Indian Succession Act reads as follows :“Section 381. Effect of certificate – Subject to the provision of this Part, the certificate of the District Judge shall, with respect to the debts and securities specified therein, be conclusive as against the persons owing such debts or liable on such securities, and shall, notwithstanding any contravention of section 370, or other defect, afford full indemnity to all such persons as regards all payments made, or dealings had, in good faith in respect of such debts or securities to or with the person to whom the certificate was granted.”The above section makes it very clear that the succession certificate is conclusive as against the persons owing such debts and it makes it clear that there will be indemnity to all such persons with regard to the payments on the basis of the succession certificate.17. As far as Section 45ZA of the Banking Regulation Act is concerned, the above section indicate that the amount shall be paid to the no

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minee. It is also to be noted that Section 45ZD makes it clear that when there is an Order or a certificate or other authority from a Court obtained relating to such article is produced before the bank, the bank shall take due note of such decree, Order, certificate or other authority. Therefore, it cannot be said that even after the succession certificate is granted by the competent Court is produced before the bank, they cannot ignore the same merely on the basis of Section 45ZA of the Banking Regulations Act. Even though 45ZA contained non obstante clause, the Apex Court in Vishin N. Khanchandani Vs. Vidya Lachamandas Khanchandani reported in 2000 (6) SCC 724 in para 11 has categorically held that though the over riding effect of non obstante clause to attract the applicability of the phrase, the whole of the section, the scheme of the Act and the objects and reasons for which such an enactment is made have to kept in mind, as the nominee has to be treated as a trustee and he is entitled to receive the amount only and he has to pay the amount to the persons who are entitled under law of succession. Therefore, when the succession certificate already granted, the object of the Indian Succession Act has to be given importance. Accordingly, the contention that only the nominee alone as per section 45ZA of the Banking Regulations Act is entitled to receive the money even after succession certificate is granted, cannot be countenanced. Therefore, merely because a suit has been filed at a later point of time at the instance of the nominee, despite the succession certificate has been produced, the same has no relevance to decide this application. If at all the second respondent in the event of succeeding in the suit in O.S.No.5683 of 2019, to realise the amount, this Court is of the view that some security has to be offered by the applicant herein. The learned counsel for the applicant Mr.Mohan submitted that in C.S.No.899 of 2017 already 1/4th share of the applicant has been declared and preliminary decree is already passed and charge may be created in respect of the above 1/4th share of the applicant towards the deposit amount till the interpleader suit is decided.18. Accordingly, the first respondent is directed to release the amount to the applicant within a period of one week from the date of receipt of a copy of this Order. There shall be a charge over the 1/4th share of the applicant declared in C.S.No.899 of 2017 towards the deposit amount till the interpleader suit in O.S.No.5653 of 2019 on the file of the XVI Additional City Civil Court is decided.
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