Skip to content


Muhammad HusaIn Vs. Ghulam HusaIn and anr. and Muhammad Wali and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad
Decided On
Judge
Reported in(1909)ILR31All271
AppellantMuhammad Husain
RespondentGhulam HusaIn and anr. and Muhammad Wali and ors.
Excerpt:
act no. i of 1877 (specific relief act), section 42 - suit for possession before expiry of lease--declaratory decree--no alteration in the nature of the suit. - 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..........only one with which we are now concerned, was that as the plaintiff's mother acting for him had granted a lease to certain third person, the plaintiff could not sue for immediate possession inasmuch as the lease was a lease for one year and this period had not determined at the time when the suit was brought. the court of first instance sustained this plea but in appeal the district judge held that the plaintiff was entitled to claim immediate possession. he accordingly reversed the order of the munsif and remanded the case for determination on the merits under section 562 of the former code of civil procedure. the defendants who were in actual possession have come to this court and again raise the plea that upon the plaintiff's own showing his suit for immediate possession can not.....
Judgment:

George Knox and Griffin, JJ.

1. The subject-matter in dispute in this appeal is a house situated in Budaun. The plaintiff sued for possession but in his plaint added a further prayer that any other relief to which he might be entitled be granted to him. One of the defences and the only one with which we are now concerned, was that as the plaintiff's mother acting for him had granted a lease to certain third person, the plaintiff could not sue for immediate possession inasmuch as the lease was a lease for one year and this period had not determined at the time when the suit was brought. The Court of first instance sustained this plea but in appeal the District Judge held that the plaintiff was entitled to claim immediate possession. He accordingly reversed the order of the Munsif and remanded the case for determination on the merits under Section 562 of the former Code of Civil Procedure. The defendants who were in actual possession have come to this Court and again raise the plea that upon the plaintiff's own showing his suit for immediate possession can not succeed as the term of the lease had not expired at the date of suit.

2. The learned vakil for the appellants relied upon C.T. Davis v. Kazee Abdool Hamed (1867) 8 W.R.; 55 Ramanadan Chetti v. Pulliskutti Servai (1898) I.L.R. 21 Mad. 288. We think that this prayer is so far entitled to prevail that the plaintiff's suit at the time he brought it, so far as it related to immediate possession, was not maintainable in consequence of the existence at the time of the outstanding lease in favour of Nazir Khan and Amin Khan. It is true that in the case of Ramanadan Chetti v. Pullikutti Servai (1898) I.L.R. 21 Mad. 288 the Court refused to grant a declaration in plaintiff's favour, but that was in consequence of the special circumstances of that case. This Court in the case of Sita Ram v. Ram Lal (1896) I.L.R. 18 All. 440 while upholding a plea that the plaintiff was not entitled to possession, so long as there was a tenant entitled to possession held further that the landlord in such a case had a right to a declaration under Section 42 of the Specific Relief Act. The learned vakil for the appellants contends that even this relief could not be given inasmuch as it would alter the nature of the suit. We do not agree with this. We allow the appeal so far as to amend the order of the District Judge into an order under Order XLI, Rule 23 of the present Code of Civil Procedure. Under that Rule we direct the case be remanded, that issues Nos. 1 and 2, as fixed in court of first instance, be tried in the case now remanded and that the court proceed to determine the suit; the evidence recorded during the Original trial shall, subject to all just exceptions, be evidence in the case after remand. If the Court find these issues in the plaintiff's favour he should be granted a declaratory decree under Section 42 of the Specific Relief Act. The costs of this appeal will follow the event.


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