Skip to content


Jhamandas Ramchand Vs. the State of Bombay - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtMumbai High Court
Decided On
Case NumberO.C.J. Miscellaneous Petition No. 127 of 1954
Judge
Reported in(1955)57BOMLR938
AppellantJhamandas Ramchand
RespondentThe State of Bombay
DispositionPetition dismissed
Excerpt:
bombay land requisition act (xxxiii of 1948), section 4(3)-bombay bents, hotel and lodging house bates control act (bom. lvii of 1947), section 5(8)(b)-whether entire hotel or lodging house excluded from definition of 'premises' in section 4(3) of bombay land requisition act.;an entire hotel or lodging house is within the definition of the word 'premises' in section 4(3) of the bombay land requisition act, 1948. - [couto; m.l. pendse, jj.] in the first instance the order passed under s. 132(5) is an order of a summary nature and does not conclude the rights of the petitioners, because while passing the assessment order, it is always open to the petitioners to point out that the assets recovered in the search were not undisclosed to point out that the assetsrecovered in the search were not..........february 24, 1954.2. the case of the petitioner is that one miss marsh was carrying on a guest and lodging house under the name and style of marsh guest house in flat no. 3 on the ground floor of a building known as jenkins house at henery road, colaba, by a deed of assignment dated october 6, 1951, the said miss marsh sold the said business for the petitioner together with its goodwill and tenancy rights for a consideration of rs. 6,000. the petitioner himself took in boarders after he became the owner of the said boarding house and the flat was being used as a lodging house all along right upto the time when the order of requisition was made. it is the petitioner's contention that the flat having been used as a lodging house it did not constitute 'premises' within the meaning of the.....
Judgment:

Tendolkar J.

1. This is a petition for an appropriate writ, direction or order against the State of Bombay restraining them from enforcing an order of requisition dated February 24, 1954.

2. The case of the petitioner is that one Miss Marsh was carrying on a guest and lodging house under the name and style of Marsh Guest House in flat No. 3 on the ground floor of a building known as Jenkins House at Henery Road, Colaba, By a deed of assignment dated October 6, 1951, the said Miss Marsh sold the said business for the petitioner together with its goodwill and tenancy rights for a consideration of Rs. 6,000. The petitioner himself took in boarders after he became the owner of the said boarding house and the flat was being used as a lodging house all along right upto the time when the order of requisition was made. It is the petitioner's contention that the flat having been used as a lodging house it did not constitute 'premises' within the meaning of the definition of that Word in the Bombay Land Requisition Act, 1948, and therefore the flat was not liable to be requisitioned. The Accommodation Officer, Mr. Kulkarni, in his affidavit points out that Miss Marsh was an employee in the G.I.P. Railway at all material times and therefore a Government employee, and as such she was not entitled to carry on any business. The tenancy of the flat originally stood in the name of the father of Miss Marsh and he by his letter dated November 14, 1947, requested the trustees of the Indian Institute of Science who are the owners of the property to transfer the tenancy in the name of Miss Marsh in order to enable her to draw the house rent allowance from the Railway. He further points out that according to the terms of the lease granted by the Bombay Port Trust in respect of the land on which the building stands the premises could not be used except as a private residence. He alleges that Miss Marsh being desirous of devising some method of by-passing the provisions of the Bombay Land Requisition Act conceived of an idea of getting this flat registered under the Bombay Shops and Establishments Act, 1948, as a guest house and the alleged document of transfer was obtained by the petitioner in collusion with the said Miss Marsh in order to defeat the provisions of the Bombay Land Requisiton Act.

3. Now, if it were material for the purposes of deciding this petiton to determine whether Miss Marsh conducted a lodging house in this flat, since the fact is denied by the Accommodation Officer, in the exercise of my discretion I would have refused to determine that question of disputed fact on a writ, and on that ground alone dismissed this petition; but in the view that I take of the law, the question really becomes irrelevant. What is urged on behalf of the State of Bombay by Mr. Mistree is that assuming that these premises were used as a lodging house, they are still within the definition in the Bombay Land Requisition Act, 1948.

4. Now, the relevant definition is to be found in Section 4(3) and is as follows:

Premises means any building or part of a building let or intended to be let separately including-

(i) the garden, grounds, garages and out-houses, if any, appurtenant to such buildings, or part of a building,

(ii) any fittings affixed to such building or part of a building for the more beneficial enjoyment thereof,

but does not include a room or other accommodation in a hotal or lodging house.

Now, on the one hand it is contended by Mr. Gupte that what is taken out of the definition of 'premises' is not only 'a room or other accommodation in a hotel or a lodging house' but even the whole hotel or lodging house, whilst what is contended by Mr. Mistree is that the whole hotel or a lodging house falls within the definition, and all that is taken out is 'a room or other accommodation in such hotel or lodging house'. It seems to me that the contention of Mr. Mistree is well founded. In the first instance in defining 'premises' in the earlier part of the definition the Legislature has mentioned 'a building' in contra-distinction to 'a part of a building,' and therefore the Legislature clearly had in mind the distinction between a whole and its part, and where it desired that both the whole and/or the part should fall within the definition, they clearly enumerate both the whole and the part separately. When we come to the exclusion clause, following the same analogy, if the Legislature intended that what should be excluded is a hotel or a lodging house or a room or other accommodation in a hotel or lodging house, one would have expected the Legislature to use the language 'but does not include a hotel or lodging house or a room or other accommodation in a hotel or lodging house.' It is true to say that if a single room or other accommodation cannot be requisitioned, it seems somewhat odd that the Legislature should authorise the requisition of an entire set of rooms or the entire accommodation in a hotel or a lodging house; but that is a question of policy of the Legislature with which I am not concerned. The emphasis laid in the first part of the definition on 'a building or part of a building' and the absence of similar phraseology in the exclusion clause leads me to the conclusion that an entire hotel or lodging house is within the definition of the word 'premises' in the Bombay Land Requisition Act, 1948.

5. In this connection one may usefully look at the analogous provisions of the Bombay Rent Control Act, 1947. The definition of 'premises' given in Section 5(8)(b) of the Bombay Rent Control Act, 1947, is in all essential particulars the same as under the Bombay Land Requisition Act, 1948, except that there is included in the definition of the word 'premises' in the Rent Act 'Any furniture supplied by the landlord for use in a building or part of a building.' The distinction is not material for the purpose of construction of the words 'but does not include a room or other accommodation in a hotel or lodging house.' One may well turn to the Bombay Rent Control Act, 1947, to consider what those words mean in that statute. Now, for the purpose of controlling rents in Bombay the Legislature enacted the Bombay Rents, Hotel and Lodging House Rates Control Act, 1947, the Act, having been published after receiving the assent of the Governor General in the Bombay Government Gazette on January 19, 1948. The scheme of the Act is that the rents of rooms or other accommodation in a hotel are controlled under the provisions of Part III of the Act, while rents of all other premises are controlled by Part II which deals with tenants of 'premises.' Part III does not include within its scope the entire hotel or lodging house; and there can be no doubt that if such a hotel or lodging house was run in premises which were taken on lease by the proprietor of the hotel or lodging house the entire hotel or lodging house would be 'premises' within the meaning of the Bombay Rent Control Act, 1947, andwere never intended to be excluded from the definition of the word 'premises' in that Act so as to deprive the tenant thereof of the benefits of the Act. The words, therefore, in Section 5(8)(b) in the definition of 'premises' in the Bombay Rent Control Act, viz. 'but does not include a room or other accommodation in a hotel or lodging house' quite clearly and without question refer not to the entire hotel or lodging house but to only a room or any other accommodation in it separately. There is no reason, therefore, why identical words used in the Bombay Land Requisition Act by the Legislature which must be deemed to know the use of these words in a prior Act should not be taken to mean the same thing. I am, therefore, of opinion that an entire hotel or lodging house is not excluded from the definition of 'premises' under the Bombay Land Requisition Act, and therefore whatever may be the merits in the other contentions of the petitioner, they do not arise for determination on this petition. The declaration of vacancy made by the State of Bombay with regard to the premises is final and conclusive and the flat being 'premises' within the definition of the Bombay Land Requisition Act, it has been properly requisitioned.

6. The result, therefore, is that the petition fails and must be dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //