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Cantonment Board, Ferozepore Vs. Inder Singh - Court Judgment

LegalCrystal Citation
SubjectCommercial
CourtPunjab and Haryana High Court
Decided On
Case NumberSecond Appeal No. 865 of 1968
Judge
Reported inAIR1979P& H157
ActsContonments Act, 1924 - Sections 187, 191, 256, 259 and 259(1)
AppellantCantonment Board, Ferozepore
Respondentinder Singh
Cases ReferredAmbala v. Pyare Lal
Excerpt:
.....[as inserted by act 22 of 2002] & 104:[dr. b.s. chauhan, cj, l. mohapatra & a.s. naidu, jj] writ appeal held, a writ appeal shall lie against judgment/orders passed by single judge in a writ petition filed under article 226 of the constitution of india. in a writ application filed under articles 226 and 227 of constitution, if any order/judgment/decree is passed in exercise of jurisdiction under article 226, a writ appeal will lie. but, no writ appeal will lie against a judgment/order/decree passed by a single judge in exercising powers of superintendence under article 227 of the constitution. - his suit was dismissed on oct 31, 1963. his appeal also failed in 1966. 2. the board then issued a demand notice to the respondent on sept. 85121-or part thereof from him on the various..........a demand notice to the respondent on sept. 15, 1966. calling upon him to pay rs. 8512/- as ground rent for unauthorised occupation. the defendant (sic) (respondent?) filed a suit for perpetual injunction praying that the board be restrained from realising rs. 85121-or part thereof from him on the various grounds like the board has no power to issue such a demand notice and it did not show how the amount had been assessed.3. the board contested the suit and the trial court framed the following issues:--1. whether the demand notice in question dated sept. 15, 19066, served by the defendant board on the plaintiff is illegal, void, ultra vires, malicious, arbitrary and inoperative for the reason stated in paragraph no. 8 of the plaint? 2. whether the suit is premature? 3. whether the suit.....
Judgment:

1. The Contonment Board, Ferozepur Cantt. (hereinafter called the Board) having found that the respondent had made an encroachment on their property issued a notice to him under S. 187 of the Contonments Act, 1924, (hereinafter called the Act), directing him to remove it. As the respondent did not remove the encroachment, another notice was given to him on Oct, 4, 1962, under S. 256 of the Act directing him to remove the encroachment within a week or it will be removed at his expense. On Oct. 12, 1962, the respondent field a suit for permanent injunction against the Board claiming that he was the owner of the property on which he had allegedly encroached upon. His suit was dismissed on Oct 31, 1963. His appeal also failed in 1966.

2. The Board then issued a demand notice to the respondent on Sept. 15, 1966. calling upon him to pay Rs. 8512/- as ground rent for unauthorised occupation. The defendant (sic) (respondent?) filed a suit for perpetual injunction praying that the Board be restrained from realising Rs. 85121-or part thereof from him on the various grounds like the Board has no power to issue such a demand notice and it did not show how the amount had been assessed.

3. The Board contested the suit and the trial Court framed the following issues:--

1. Whether the demand notice in question dated Sept. 15, 19066, served by the defendant Board on the plaintiff is illegal, void, ultra vires, malicious, arbitrary and inoperative for the reason stated in paragraph No. 8 of the plaint?

2. whether the suit is premature?

3. Whether the suit Is not properly valued for purposes of Court-fee and jurisdiction?

4. Relief.

4. Issues Nos. 1 and 2 were found in favour of the respondent and he was granted the decree prayed for by the trial, Court. The Board preferred an appeal which was dismissed by the District Judge on Feb. 17, 1968. It is against this order that the present regular second appeal is directed by the Board.

5. The learned counsel for the respondent conceded during arguments and rightly so that the Board can maintain a suit for the recovery of the amount against the respondent for the latter having remained in alleged unauthorized occupation of the Board's property. It has been so held by the trial Court and the first appellate Court. The dispute between the parties is about the right of the Board to effect recovery of the amount in dispute from the respondent by coercive process as prescribed in S. 259 of the Act. Sub-see. (1) of S. 259 of the Act which deals with the method of recovery reads as under.-

'Method of recovery.--(1) Notwithstanding anything elsewhere contained in this Act, arrears of any tax, rent on land and buildings and any other money recoverable by a Board or a Military Estates Officer under this Act or the rules made thereunder may be recovered together with the cost of recovery either by suit or an application to a Magistrate having jurisdiction in the cantonment or in 'any place where the. person from whom such tax, rent or money is recoverable may for the time being bc residing, by the distress amid sale of any moveable property of or standing timber or growing crops belonging to, such person which is within the limits of such Magistrate jurisdiction, and shall, if payable by the owner of any property as such, he a charge on the property until paid.'

6. The mode of recovery by making an application to the Magistrate under this section can be adopted where the amount sought to be recovered is arrears of any tax, rent on land and building or any other amount recoverable by the Board under the Act. It was held in Cantonment Board, Ambala v. Pyare Lal, AIR 1966 BC 108 that the provisions of S. 259 can be utilised for realisation of arrears of rent on land and buildings provided that such rent is recoverable by a Board under the Act or the Rule. made thereunder. The word 'recoverable' in the context obviously means 'claimable' for S. 259 itself provides for the manner of recovery. Therefore, action for recovery can he taken under S. 259 with respect to land and buildings provided such rent is claimable by the Board under the Act or the Rules framed thereunder. The contention of the learned counsel for the appellant is that in the instant case the recoveries sought to be made from the respondent is not that of contractual rent but rent or compensation from the respondent having remained in unauthorised occupation of the Board's property. The ratio of the Supreme Court authority which pertains to the recovery of the rent cannot he made applicable to the present case. There is no merit in this contention, S. 259 of the Act does not apply for the recovery of rent Act because it is not recoverable under the Act Similarly, the rent or compensation to be recovered by the appellant from the respondent is not under the Act. Even otherwise it is difficult to conceive that S. 259 will not apply for the recovery of the rent where the possession of the occupant Is permissive but would apply for the recovery of rent or compensation from an unauthorised occupant.

7. The learned counsel for the appellant has then contended that under S. 191 of the Act the Board permit Temporary occupation of my land vested in it for the purpose of depositing any building materials or making any temporary excavation therein or erection thereon on payment of fee. In this case the respondent remained in an unauthorised occupation of the Board's property under the day orders issued by the Courts in the previous suit filed by him which amounts to the permission of the Board under S. 191 for which the respondent. is liable to pay fee. The recovery of amount from the respondent would thus be under S. 191 and covered by S. 259. This contention is without force. The unauthorised occupation by the respondent sustained under the stay orders of the Court would not he turned (sic) permissive in terms of S. 191 of the Act.

8. The last contention of the learned counsel for the appellant is that the suit filed by the appellant (sic) (respondent?) is liable to be dismissed on the ground that it was premature. The appellant Issued a notice to the respondent on Sept. 15, 1966, calling upon him to pay Rs. 8512/- as ground rent for his unauthorised occupation within 10 days and no further steps had been taken when the present suit was filed. In the absence of exercise of option by the Board to make recovery from the respondent by coercive proem the suit filed by the appellant (sic) (respondent?) for perpetual injunction was premature and liable to be dismissed on this ground. I see no force in this contention. The trial Court held that the appellant could seek remedy against the respondent In the civil Court if so advised. The appellant did not feel satisfied and filed appeal asserting their right to make recovery by coercive process under S. 259 of the Act. The same right has been asserted in this second appeal. It being the case the appellant cannot justifiably raise the plea of prematurely.

9. The respondent had prayed for perpetual injunction restraining the Board from realising Rs. 8512/- or any part thereof from him on account land rent for the unauthorised period of occupation. The trial Court granted the decree prayed for in spite of ho ing that the Board could seek remedy in the civil Court if so advised. The District Judge in appeal also held likewise wise but dismissed the appeal of the Board upholding the decree of the trial Court. The decree of the trial Court as upheld in appeal by the learned District Judge debars the Board from Realising Rs. 8512/- from the respondent which means either by filing a civil suit or. by adopting coercive process. It was neither the intention the trial Court nor of the appellate Court to restrain the Board from effecting recovery of Rs. 8512/- or a part thereof from the respondent by filing a civil suit against him. It being the case. the decree granted the respondent by the trial Court and upheld in appeal by the learned District Judge requires modification. The decrees of the lower courts are accordingly modified to the extent that Board is raffled from realising Re. 8512/- or any part therefore from realising respondent on account of land rent the unauthorised period of his occupation by coercive proem provided S. 259 of the Act. The appellant shall otherwise be competent to maintain suit for the recovery of the amount from the respondent. The parties are left to bear their own costs.

10. Appeal dismissed


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