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Citedby 374 docs - [View All]
Debi Singh And Ors. vs Jagdish Saran Singh And Ors. on 29 January, 1952
Mt. Mumtaz Begam vs Mt. Lachhmi And Ors. on 18 December, 1928
B. Jayashankarappa And Others vs D.S. Gulwadi on 4 January, 2000
Satyadeo Sharma And Ors. vs Ramsarup Sharma And Ors. on 21 November, 1963
Kandula Venkiah Alias ... vs Donga Pallaya And Nine Ors. on 11 March, 1920

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[Complete Act]
Central Government Act
Section 58 in The Transfer Of Property Act, 1882
58. " Mortgage"," mortgagor"," mortgagee"," mortgage- money" and" mortgage- deed" defined.- (a) A mortgage is the transfer of an interest in specific immoveable property for the purpose of securing the payment of money advanced or to be advanced by way of loan, an existing or future debt, or the performance of an engagement which may give rise to a pecuniary liability. The transferor is called a mortgagor, the transferee a mortgagee; the principal money and interest of which payment is secured for the time being are called the mortgage- money, and the instrument (if any) by which the transfer is effected is called a mortgage- deed.
Simple mortgage.- (b) Where, without delivering possession of the mortgaged property, the mortgagor binds himself personally to pay the mortgage- money, and agrees, expressly or impliedly, that, in the event of his failing to pay according to his contract, the mortgagee shall have a right to cause the mortgaged property to be sold and the proceeds of sale to be applied, so far as may be necessary, in payment of the mortgage- money, the transaction is called a simple mortgage and the mortgagee a simple mortgagee. Mortgage by conditional sale.- (c) Where the mortgagor ostensibly sells the mortgaged property-- on condition that on default of payment of the mortgage- money on a certain date the sale shall become absolute, or on condition that on such payment being made the sale shall become void, or on condition that on such payment being made the buyer shall transfer the property to the seller, the transaction is called a mortgage by conditional sale and the mortgagee a mortgagee by conditional sale: 1[ Provided that no such transaction shall be deemed to be a mortgage, unless the condition is embodied in the document which effects or purports to effect the sale.] Usufructuary mortgage.- (d) Where the mortgagor delivers possession 1[ or expressly or by implication binds himself to deliver possession] of the mortgaged property to the mortgagee, and authorizes him to retain such possession until payment of the mortgage- money, and to receive the rents and profits accruing from the property 2[ or any part of such rents and profits and to appropriate the same] in lieu of interest, or in payment of the mortgage- money, or partly in lieu of interest 3[ or] partly in payment of the mortgage- money, the transaction is called an usufructuary mortgage and the mortgagee an usufructuary mortgagee. English mortgage.- (e) Where the mortgagor binds himself to re- pay the mortgage- money on a certain date, and transfers the mortgaged property absolutely to the mortgagee, but subject to a proviso that he will retransfer it to the mortgagor upon payment of the mortgage- money as agreed, the transaction is called an English mortgage. Mortgage by deposit of title- deeds.- 4[ (f) Where a person in any of the following towns, namely, the towns of Calcutta, Madras, 5[ and Bombay], 6[ and in any other
1. Ins. by Act 20 of 1929, s. 19. 2 Subs. by s. 19, ibid., for" and to appropriate them". 3 Subs. by s. 19, ibid., for" and". 4 Added by s. 19, ibid. 5 Subs. by the A. O. 1948, for" Bombay and Karachi". The word" and" had been ins. by the A. O. 1937. 6 The words" Rangoon, Moulmein, Bassein and Akyab" omitted by the A. O. 1937.
1[ town which the 2[ State Government concerned] may, by notification in the Official Gazette, specify in this behalf, delivers to a creditor or his agent documents of title to immoveable property, with intent to create a security thereon, the transaction is called a mortgage by deposit of title- deeds. Anomalous mortgage.- (g) A mortgage which is not a simple mortgage, a mortgage by conditional sale, an usufructuary mortgage, an English mortgage or a mortgage by deposit of title- deeds within the meaning of this section is called an anomalous mortgage.]