Skip to content


Nurmahomed Gulam Rasul Vs. the Surat City Municipality - Court Judgment

LegalCrystal Citation
SubjectMunicipality
CourtMumbai
Decided On
Case NumberSecond Appeal No. 101 of 1918
Judge
Reported in(1920)22BOMLR838
AppellantNurmahomed Gulam Rasul
RespondentThe Surat City Municipality
DispositionAppeal dismissed
Excerpt:
district municipal act (bom. act iii of 1901), section 151 (1) nuisance - limekiln--order passed by municipality to prevent the use of a lime-kiln--discretion of municipality--interference by civil court.;a district municipality has powers, under section 151 of the district municipal act; 1801, to require the owner of a lime-kiln within the limits of the municipality to desist from currying out or allowing to be carried out the intention to use it as a lime-kiln, if it is of opinion that it is or is likely to become a nuisance to the neighbourhood.;the civil court will not interfere with the exercise of that power unless it can be shown that the municipality has exercised it in an improper manner. it is only for the purpose of seeing whether the municipality has exercised its power in the..........and occupations.' one of those trades or occupations is the use of property for the purpose of a lime-kiln. so that we must take it that a lime-kiln in view of the legislature might be a nuisance, and the section gives the municipality power, if it be shown to their satisfaction that any place used for the purpose of a lime-kiln is, or is likely by reason of such use and situation to become, a nuisance to the neighbourhood, or is so used, or situated as to be likely to be dangerous to life, health or property, by written notice to require the owner or occupier at once to discontinue the use of, or at once to desist from carrying out or allowing to be carried out the intention to use any such place for the purpose of a lime-kiln. therefore if there is a lime-kiln within the limits of.....
Judgment:

Norman Macleod, Kt., C.J.

1. The plaintiff is the owner of a lime-kilu situated on land near the Variavi Gate at Surat. On the 11th November 1914 a notice dated the 28th October was served by the defendant Municipality on the plaintiff under Section 151 of the Bombay District Municipal Act, 1901, requiring him to stop working the said kiln on the ground that it was likely to cause a nuisance. The plaintiff, therefore, has brought this suit for a declaration that the order of the defendant Municipality was illegal, wanton, capricious and oppressive, and for a permanent injunction retraining the defendant from interfering with the plaintiff in carrying on his work in the afore-said kiln and costs. The trial Court decreed that the plaintiffs kiln was not a nuisance within the meaning of Section 151 (1) of the Bombay District Municipal Act, which the Municipality had a right to order to be discontinued.

2. The District Judge, on appeal, reversed that decree and directed that the plaintiff's suit be dismissed with costs. It is quite obvious from the judgment of the trial Judge that he looked at the case from an entirely wrong point of view. Section 151 of the Bombay District Municipal Act, 1901, comes under the heading 'Nuisances from certain trades and occupations.' One of those trades or occupations is the use of property for the purpose of a lime-kiln. So that we must take it that a lime-kiln in view of the Legislature might be a nuisance, and the section gives the Municipality power, if it be shown to their satisfaction that any place used for the purpose of a lime-kiln is, or is likely by reason of such use and situation to become, a nuisance to the neighbourhood, or is so used, or situated as to be likely to be dangerous to life, health or property, by written notice to require the owner or occupier at once to discontinue the use of, or at once to desist from carrying out or allowing to be carried out the intention to use any such place for the purpose of a lime-kiln. Therefore if there is a lime-kiln within the limits of the Municipality, they are the judges as to whether it is, or is likely to become, a nuisance to the neighbourhood, and the Courts will not interfere with the exercise of that power unless it can be shown that they have exercised it in an improper manner. It is only for the purpose of seeing whether the Municipality has exercised its power in the proper way that the Court will consider the evidence to see what steps the Municipality took before they issued the notice, and in this case the notice was issued on the strength of a report from the Health Officer, and if the Health Officer reported that this lime-kiln was, or was likely to become, a nuisance, how can it possibly be said that the Municipality acting on his report were acting in a manner not recognised by law I agree entirely with what the learned appellate Judge says on this question. It is not for the Court to deal with the questions whether what is complained of by the Municipality has been or is likely to be a nuisance, and to consider whether as a matter of fact that particular use of land within the Municipal limits is a nuisance or is likely to become a nuisance to the neighbourhood. Therefore I am in entire agreement with the decision of the learned District Judge and the appeal must be dismissed with costs.


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