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Jagat Singh Vs. Karan Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Case NumberSecond Appeal No. 2866 of 1965
Judge
Reported inAIR1973All572
ActsTehri Garhwal Bhumi Sambandhi Adhikar Niyam - Sections 6
AppellantJagat Singh
RespondentKaran Singh and ors.
Appellant AdvocateN.P. Pant and ;S.N. Dowal, Advs.
Respondent AdvocateS.S. Bhatnagar, Adv.
DispositionAppeal dismissed
Excerpt:
family - 'abibhakt kul' - section 6 (4) of tehri garhwal bhumi sambandhi adhikar niyam - member of a joint hindu family of the deceased 'khaikar' - separation between plaintiff and deceased khaikar long back - held, merely by living or messing together, plaintiff could not be said to have become a member of a joint family. - .....| | | | | | =mst. sunder jagdish sri chand | maya singh alias lunga =rup jagat singh det (plaintiff)admittedly, the property in suit which is khaikari or sub-tenancy land, was part of erstwhile tehri-garhwal state situate in uttar kashi and, therefore, in view of the provisions of section 6 of the tehri-garhwal administration order the laws in force in tehri-garhwal state continued to remain in force and were actually in force on the date the suit was filed.3. admittedly, the land in suit was the sub-tenancy of jeet ram who died issueless. jagdish alias jagat singh plaintiff-appellant was brought up by jeet ram and his wife rup dei since jagat singh was a boy aged about 12 years and jagat singh used to live in the house of jeet ram as a member of his family and.....
Judgment:

S. Malik, J.

1. This is a plaintiff's appeal against the judgment dated 13-5-1965 of the Civil Judge, Tehri-Garhwal, allowing the respondents' appeal and setting aside the judgment of the Trial Court decreeing the plaintiff's suit for a permanent injunction restraining the defendant-respondents from interfering with his possession of the property in suit.

2. The following pedigree is relevant:--

KEDARU

|

------------------------------------------------------------------------

| | |

Hira Biju Anand

| | Ram

Darshanu Jeet |

| Ram Indru

----------------------------------------- | |

| | | | =Mst.

Sunder Jagdish Sri Chand | Maya

Singh alias Lunga =Rup

Jagat Singh Det

(Plaintiff)

Admittedly, the property in suit which is Khaikari or sub-tenancy land, was part of erstwhile Tehri-Garhwal State situate in Uttar Kashi and, therefore, in view of the provisions of Section 6 of the Tehri-Garhwal Administration Order the laws in force in Tehri-Garhwal State continued to remain in force and were actually in force on the date the suit was filed.

3. Admittedly, the land in suit was the sub-tenancy of Jeet Ram who died issueless. Jagdish alias Jagat Singh plaintiff-appellant was brought up by Jeet Ram and his wife Rup Dei since Jagat Singh was a boy aged about 12 years and Jagat Singh used to live in the house of Jeet Ram as a member of his family and used to look after his cultivation even after his death in the lifetime of Rup Dei and Jagat Singh's name appears to have been mutated in the village papers in place of Jeet Ram. The defendants-respondents admittedly are tenants-in-chief of the land in suit.

4. The only question to be decided in this appeal is whether after the death of the widow of Jeet Ram, Jagat Singh became entitled to inherit the sub-tenancy rights in the land as an heir of Jeet Ram. In order to determine this it is necessary to interpret the provisions of Section 6 (4) of the Tehri Garhwal Bhumi Sambandhi Adhikar Niyam which is as follows:--

'Mrit Khaikar ka Bhai ya Sapinda Warish (Bhai, Bhateeja aadi) kewal us dasha men adhikari hoga jab ki wah us mrit khaikar ke saath jeevit samay men abibhakt kul ki reeti se uske shareek raha ho.'

5. As has been found by the court below, the plaintiff is a Sapinda of deceased Jeet Ram and he was living with Jeet Ram till his death as mentioned. According to the learned counsel for the appellant, the facts recorded by the lower Appellate Court already enumerated make the plaintiff entitledto become the Khaikar in place of Jeet Ramof the land in suit. I find myself unable toaccept this contention. The words 'Bhai yaSapinda Warish' naturally mean an agnaterelation or a collateral on the male line ofdescent who the plaintiff is. But the mainquestion is whether by merely messing together with Jeet Ram since a number of yearsbefore his death, he could be said to havebeen living with Jeet Ram as a member'Abibhakt Kul kee Reeti se uske saathshareek raha ho.' As has been found bythe Lower Appellate Court, there was a separation and partition amongst the descendantsof Kedaru, namely, Darshanu, Jeet Ram andIndru. The question is whether by messingwith Jeet Ram and living with him in thesame house it could be said that the plaintiff'Abibhakt kul kee Reeti se uske saath shareek raha ho.' The words indicate that JeetRam should have been a member of an undivided joint family in accordance with thecustom of the family (Kul kee Reeti se). Inmy view, the answer has to be in the negative. As the provisions of Section 6 (4) ofthe Tehri Garhwal Bhumi Sambandhi Adhikar Niyam are applicable not only to Hindusbut also to Muslims and Christians etc., whomay be living in Tehri Garhwal, the words'joint Hindu family' were not used and instead the words 'Abibhakt kul kee Reeti seuske saath shareek raha ho' were used.Those words when applicable to a Hindumust mean a person who was a member of ajoint Hindu family of the deceased Khaikarin this case Jeet Ram.

6. The lower appellate court rightly held that as there was separation since long between Jeet Ram and the plaintiff, merely by living or messing together with Jeet Ram the plaintiff could not be said to have become a member of a joint family with Jeet Ram within the meaning of Section 6 (4) of the Tehri Garhwal Bhumi Sambandhi Adhikar Niyam.

7. I, therefore, see no force in this appeal and dismiss it, keeping in view the facts and the circumstances of the case, I make no order as to costs.


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