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Bhairon Singh Vs. Lalman and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All23
AppellantBhairon Singh
RespondentLalman and anr.
Excerpt:
pre-emption - notice to pre-emptor of projected sale--purchase-money--in action of pre-emptor--acquiescence. - cantonments act[c.a. no. 41/2006]. section 346 & cantonment fund (servants rules, 1937, rules 13, 14 & 15: [h.l. gokhale, ag. cj, p.v. hardas, naresh h. patil, r.m. borde & r.m. savant, jj] jurisdiction of school tribunal constituted under maharashtra employees of private schools (conditions of service) regulations act, (3 of 1978) held, school run by the cantonment board is a primary school and it is not a school recognised by any such board comparable to the divisional board or the state board. the school tribunal constituted under section 8 of the maharashtra act cannot entertain appeals filed under section 9 by the employees working in schools which are established and..........by the 30th march, we think he was bound, instead of remaining silent, to communicate to the vendor that he was prepared to purchase at the price within a reasonable time, and that, not having done so, he must be taken to have countenanced the completion of the bargain with the vendee and to have waived his right of pre-emption. the cases referred to by the learned pleader for the appellant are not strictly analogous, for in them the pre-emptor satisfied the requirements to which we have adverted above. it seems to us, therefore, that the conclusions arrived at by the judge were well founded, and that this appeal must be dismissed.
Judgment:

Straight, Offg. C.J.

1. Upon full consideration of all the circumstances of this case and by the light of the findings returned to us upon the issues remanded we are of opinion that the decree of the Judge, which is impeached anneal should be sustained. The single question for our determination is whether after having notice of the intended sale to the respondent-vendee, the appellant's conduct was such as to warrant the inference that he either expressly or impliedly acquiesced in or relinquished his claim, to pre-emption. It is found by the Judge that he made no communication whatever to the vender after he became aware that a sale was being negotiated, nor did he make it known to him that, while he stood upon his pre-emptive right, he declined to the Rs. 4 000 because it was not the consideration agreed on between the vendor and 'the vendee. The offer to him having come to his knowledge, as is now found by the 30th March, we think he was bound, instead of remaining silent, to communicate to the vendor that he was prepared to purchase at the price within a reasonable time, and that, not having done so, he must be taken to have countenanced the completion of the bargain with the vendee and to have waived his right of pre-emption. The cases referred to by the learned pleader for the appellant are not strictly analogous, for in them the pre-emptor satisfied the requirements to which we have adverted above. It seems to us, therefore, that the conclusions arrived at by the Judge were well founded, and that this appeal must be dismissed.


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