Skip to content


Tarif Vs. Asa Ram - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1923All419; 73Ind.Cas.212
AppellantTarif
RespondentAsa Ram
Cases ReferredSat Narain Prasad v. Ram Kumar Sel. Dec. No.
Excerpt:
agra, tenancy act (ii of 1901), section 34 - person cultivating land without consent of landholder--option of landholder, to treat as tenant. - u.p. zamindari abolition & lands reforms act, 1951 [act no. 1/1951]. section 3(4) & u.p. land revenue act, (3 of 1901). sections 14-a (3) & 14; [s.rafat alam, r.k.agarwal & ashok bhushan, jj] expression collector- held, it includes additional collector. powers and functions of collector can be exercised by additional collector under section 198(4) of 1950 act, provided he has been so directed by collector of the district. [1996 aihc 3628 overruled]......for more than twelve years and by such possession he had become either the owner of the plot or an occupancy tenant of the same and could not be ejected therefrom.2. the two courts below have concurrently found that the defendant had been in possession for more than 12 years without payment of rent but, acting under section 34 of the tenancy act, they have decreed the ejectment of the defendant as a non-occupancy tenant holding that the plaintiff chose to accept him as a tenant on the date when he brought the suit for ejectment. this view is supported fry a ruling of the board of revenue in sat narain prasad v. ram kumar sel. dec. no. 3 of 1910. the opinion expressed by the junior member with which the senior member concurred is very clear on the point. he holds that, under section 34 of.....
Judgment:

Gokul Prasad, J.

1. The only point raised in this appeal is, whether the defendant-appellant has acquired proprietary rights or occupancy rights and is consequently not liable to ejectment. The plaintiff sued for ejectment of the defendant under Section 58 of the Tenancy Act, read with Section 34 of the same Act. The pleas taken in defence were that the defendant had teen in possession for more than twelve years and by such possession he had become either the owner of the plot or an occupancy tenant of the same and could not be ejected therefrom.

2. The two Courts below have concurrently found that the defendant had been in possession for more than 12 years without payment of rent but, acting under Section 34 of the Tenancy Act, they have decreed the ejectment of the defendant as a non-occupancy tenant holding that the plaintiff chose to accept him as a tenant on the date when he brought the suit for ejectment. This view is supported fry a ruling of the Board of Revenue in Sat Narain Prasad v. Ram Kumar Sel. Dec. No. 3 of 1910. The opinion expressed by the Junior Member with which the Senior Member concurred is very clear on the point. He holds that, under Section 34 of the Tenancy Act, a person who has cultivated land without the consent of the land-holder becomes a tenant when the land-holder chooses to acknowledge him to be so, either by suing for rent or by suing for ejectment. It is at the option of the landlord to treat such a person either as a trespasser and sue him in the Civil Courts or as a person liable to pay rent and sue him in the Revenue Courts, but until the landlord has exercised this option such a person cannot be considered to be a tenant. Agreeing with those remarks I hold that the suit has been rightly decreed. I dismiss this appeal with costs.


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