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Mathubhai M. Shah Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtMumbai
Decided On
Judge
Reported in66Ind.Cas.323
AppellantMathubhai M. Shah
RespondentEmperor
Excerpt:
.....and was proceeded with notwithstanding the repeated verbal as well as written warnings given to the accused's staff in charge of the work. ,'and it was clearly the intention of the legislature, that while the provision of section 96 should apply to buildings in the ordinary sense of the word, special provision was made for huts and sheds whether built for temporary purposes or for a more permanent object, so that when the accused wished to erect huts or sheds of his development scheme, he was-bound to give previous notis6 to the municipality, then the municipality might have made certain requisitions, and it is only when any hut or shed or range or block is built without giving proper notice to the municipality or otherwise than as required by the municipality, that the municipality..........for temporary purposes or for a more permanent object, so that when the accused wished to erect huts or sheds of his development scheme, he was-bound to give previous notis6 to the municipality, then the municipality might have made certain requisitions, and it is only when any hut or shed or range or block is built without giving proper notice to the municipality or otherwise than as required by the municipality, that the municipality may give written notice to the owner or builder thereof requiring him within a certain specified time to take down or remove the same or to make such alterations therein or additions thereto as, having regard to sanitary considerations, the municipality may think fit; and it is only when the directions given by the notice have not been complied with.....
Judgment:

Norman Macleod, C.J.

1. The accused was charged with an offence under Section 93 (5) of the Bombay District Municipal Act, III of 190(sic). The Complaint, Mr. Shinde, the Secretary of the Ghatkoper Kirol Municipality, alleged that the accused had commenced creating a number of temporary huts on Survey So. 31 of Ghatkoper village, situate within the limits of the Ghatkoper Kirol Municipality without having obtained permission from the Municipality under Clause (1) of Section 9(sic) and thus had committed an offence punishable under Section 96 (5) of the Act.

2. The Magistrate came to the conclusion that no offence had been committed under Section 96 (5), but on the fasts ha dealt wish the case asif the Municipality had given notice to the accused under Section 97, and that the accused not having obeyed the requisitions of the Municipality had committed an offence under Section 155 of the Act and fined him Rs. 50, or in default simple imprisonment for one month.

3. On the 18th January 1921 the accused wrote to the Municipality that he was a registered occupant of several pieties of land at Ghatkoper, and as such had applied for permission to the Salsatte Development Officer to appropriate the said lands to building purposes, and for the purpose of giving facility to the workmen and servants employed by him for developing the land and making roads and plots and for creating buildings he had temporary creating sheds and shops, which, would be removed after the buildings were exec(sic)ed

4. Than he made certain inquires with regard to the building rules and regulations which had been framed by the Municipality. But for the purposes of this case those inquiries are irrelevant.

5. In answer to this latter of the 18th, the Municipality, on the 25th of January, replied. that the permission of the Municipality was equally necessary before proceeding with the work mentioned in the letter under reply. The work in question was, therefore, purely unauthorized and was proceeded with notwithstanding the repeated verbal as well as written warnings given to the accused's staff in charge of the work. Reference was then made to the Municipal rules and bye-laws, and the letter concludes: 'Lastly, I may take this occasion to add that if these unauthorized structures are not removed within four days from the receipt of this notice necessary action will have to be adapted against you under the provisions of the District Municipal Act.'

6. On the 27th January 1921, at a making of tie Managing committee under the heading 'Buildings created without permission, en Agra Road at Ghatkoper by Mr. Matubhai M Shah,' it was resolved that Mr. Matubhai M. Shah be prosecuted under Section 96 (5) of the District. Municipal Act for carrying out budding work with, out obtaining previous permission of the Municipality.

7. It is obvious, therefore, that the Municipality treated the accused as having commenced to erect a building without giving notice as required by Section 96 (1), or without furnishing the documents and affording the information prescribed by the section, and that, therefore, he was liable to be charged under Section 96 (5), The learned Magistrate said:

I agree with the learned Pleader, Mr. Shingne, in so far that Section 96 is not applicable to huts and sheds although the word 'building' includes huts and sheds as per Section 3 of the Bombay District Municipal Act. If this Section is made applicable to huts and sheds Sections 97 and 98 will ever remain dormant and no Municipality will have occasion to use them, and that does not appear to be the motive of the Legislature.

8. I agree that the view taken by (he learned Magistrate was correct. Although under Section 3 (7) 'building' would include any hut, shed or other enclosure, whether used as a human dwelling or otherwise, it does not follow that whereever the word 'building' is used in the Act it includes a hut or a shed.

9. Sections 96, 97 and 98 come under the heading in Chapter IX of 'powers to regulate buildings, etc.,' and it was clearly the intention of the Legislature, that while the provision of Section 96 should apply to buildings in the ordinary sense of the word, special provision was made for huts and sheds whether built for temporary purposes or for a more permanent object, so that when the accused wished to erect huts or sheds of his development scheme, he was-bound to give previous notis6 to the Municipality, Then the Municipality might have made certain requisitions, and it is only when any hut or shed or range or block is built without giving proper notice to the Municipality or otherwise than as required by the Municipality, that the Municipality may give written notice to the owner or builder thereof requiring him within a certain specified time to take down or remove the same or to make such alterations therein or additions thereto as, having regard to sanitary considerations, the Municipality may think fit; and it is only when the directions given by the notice have not been complied with that proceedings san be taken under Section 155 against the person to whom notice has been given.

10. I do not think, therefore, that the Magistrate, once he had some to the conclusion that the proposed buildings of the accused did not some within Section 96, could alter the charge and treat the offence as if it was punishable under Section 155. All penal provisions of a Statute must be very strictly construed, and it is impossible to say that the accused in this case brought himself within the provisions of that section. I think, therefore, that the conviction was wrong and must be set aside, and the fine, if paid, refunded.

Shah, J.

11. I agree. I desire to add that the proceedings in this case having been started under Section 96 (5) of the Bombay District Municipal Act, III of 1901, the proper course for the Magistrate was to decide whether the facts necessary to bring the case within the scope of that Sub-section were established. It is clear, however, that having regard to the nature of the building set up by the accused, the case would be covered by the provisions of Section 97; under the circumstances, the prosecution under Section 96 (5) would not be justified. The learned Magistrate has taken that view; but he has convicted the accused under Section 97, read with Section 155. I do not think that in these proceedings the fasts necessary for that purpose have been established, nor is there anything in the case to show that the accused had sufficient notice to meet the case under Section 97, read with Section 155. The present proceedings must be treated as having been taken under Section 96 (5) and disposed of on that footing. It may be that if the Municipality were so minded, they may be able to give a proper notice under Section 97 and to take further steps against the accused.


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