Skip to content


Kewal Krishan Vs. Municipal Corporation of Delhi and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtDelhi High Court
Decided On
Case NumberCivil Revision Appeal No. 424 of 1969
Judge
Reported in8(1972)DLT443
ActsDelhi Municipal Corporation Act, 1957 - Sections 321
AppellantKewal Krishan
RespondentMunicipal Corporation of Delhi and anr.
Advocates: R.K. Bhutani,; R.N. Tikku,; Keshav Dayal and;
Cases ReferredAgricultural Engineering Company v. Birla Cottm Spinning Weaving Mills. The
Excerpt:
.....as follows :saveas otherwise provided in this act or any bye-law made there under any license or written permission granted under this act or any bye-law made there under may at any time be .suspended or revoked by the commissioner or by the officer by whom it was granted if he is satisfied that it has been secured by the grantee through misrepresentation or fraud or if any of its restrictions or conditions has been infringed or evaded by the grantee, or if the grantee has been convicted for the contravention of any of the provisions of this act or any bye-law made there under relating to any matter for which the license or permission has been granted. the expiry of the period occurs in terms of the license or permission already granted and failure to renew the license will not confer..........was obviously granted under this provision of law. section 430 provides that whenever a license or written permission is granted for any purpose under the act. such license or permission shall be signed by the commissioner or other officer empowered in this behalf and the permission shall, inter alias specify the date of the grant and purpose and_period, if any, for which it is granted besides the restrictions and conditions, if any subject to which it is granted. sub-section (2) provides for charging of the fees. sub-section (3) on which the counsel for the plaintiff relies reads as follows :- 'saveas otherwise provided in this act or any bye-law made there under any license or written permission granted under this act or any bye-law made there under may at any time be .suspended or.....
Judgment:

B.C. Misra, J.

(1) This revision petition has been filed under section 115 of the Code of Civil Procedure by the plaintiff against the appellate order of the Senior Subordinate Judge Delhi dated 18th August, 1969 by which he had dismissed the appeal of the plaintiff' and thereby affirmed the order of the court of first instance dated 6th May, 1969 finally maltaining the dismissal of the application of the plaintiff for grant of adinterim Injunction.

(2) The plaintiff instituted a suit giving rise to the revision on 4th June, 1968 on the allegations that he was a refuse from West Pakistan and had heen carrying on the trade of Auto Insurance business since 1948 by squatting on the footpath opposite the office of the Transport Authority on Rajpur Road, Civil Lines, Delhi, but in 1950 when the Authority shifted lts office to Underhill Road, the plaintiff also shifted his place of business and shifted on the footpath at that place. The plaintiff alleged that in 1966, the Municipal Corporation of Delhi, defendant No. 1. granted to him a Teh Bazari license (presumably under section 321 of the Delhi Municipal Corporation Act) on Rs. 30.00 per month after receiving security of Rs. 30.00 on 30th September, 1966 The plaintiff has contended that he had been regularly paying the Teh Bazari fee to the defendant Corporation up to the end of March, 1968 for use of the land measuring about 6 feet into 4 feet. Thereafter the defendant-corporation did not grant any further license and the plaintiff alleged that the same amounted to revocation or suspension of the license which coul not be done by the Corporation without affording to him an opportunity to be heard under section 430(3) of the Delhi Municipall Corporation Act (hereinafter referred to as the Act) and he has relied upon his fundamental rights.

(3) During the pendency of the suit, the plaintiff applied for grant of ad interim injunction which was granted ex parteon 5th June, 1968. The Delhi Development Authority which had been arraved as defendant No. 2 in the suit, contended that it was not a necessary party and the land in dispute did not vest in it. The suit was however, contested on behalf of the Municipal Corporation of Delhi which besides raising other objections against the maintainability of the suit. urged that the Corporation had stopped issue of Teh Bazari ticket with effect from 1st April, 1968 and that the plaintiff could not have a legal right to occupy the land or to the grant of any relief.

(4) The Court of firs instance disposed of the application for interim injunction by holding that the plaintf did not have any prima facie case and he was not entitled to the ad interim injustion. The application was consequently dismissed and the ex-parte injunction granted earlier was discharged.

(5) Aggrieved by the said order, the plaintiff appealed before the Senior Subordinate Judge who held that the provisions of section 430(3) of the Act were not attracted to the facts of the case which was governed by sub section (4). Consequently, he affirmed the order of the Court below arid dismissed the appeal and maintained the dismissal of the application for injunction.

(6) The learned counsel for the plaintiff-petitioner has urged that the Courts below have failed to exercise the jurisdiction vested in them and they have not construed the provisions of law correctly and have erred in refusing the ad interim injunction. I have heard the learned counsel for the parties at length,

(7) Section 321 of the Delhi Municipal Corporation Act provides that no person shall except with the permission of the Commissioner and on payment of such fee as he in each case thinks fit, place or deposit upon any street ' * * *. stall chair or other thing whatsoever so as to from an obstruction thereto or encroachment theraon.

(8) The permission to the plaintiff was obviously granted under this provision of law. Section 430 provides that whenever a license or written permission is granted for any purpose under the Act. such license or permission shall be signed by the Commissioner or other officer empowered in this behalf and the permission shall, inter alias specify the date of the grant and purpose and_period, if any, for which it is granted besides the restrictions and conditions, if any subject to which it is granted. Sub-section (2) provides for charging of the fees. Sub-section (3) on which the counsel for the plaintiff relies reads as follows :-

'SAVEas otherwise provided in this Act or any bye-law made there under any license or written permission granted under this Act or any bye-law made there under may at any time be .suspended or revoked by the Commissioner or by the officer by whom it was granted if he is satisfied that it has been secured by the grantee through misrepresentation or fraud or if any of its restrictions or conditions has been infringed or evaded by the grantee, or if the grantee has been convicted for the contravention of any of the provisions of this Act or any bye-law made there under relating to any matter for which the license or permission has been granted. Provided that- (a) before making any order of suspension or revocation reasonable opportunity should be afforded to the grantee of the license or the written permission to show cause why it should not be suspended or revoked. (b) every such order shall contain a brief statement of the rear sons for the suspension or revocation of the license or the written permission.

(9) The construction of sub-section (3) would be clearer by reference to sub-section (4) which reads as follows :-

'WHENany such license or written permission is suspended or revoked or when the period for which the same was granted has expired, the grantee shall, for all purposes of this Act or any bye-law made there under, be deemed to be without a license or written permission until such time as the order suspending or revoking the license or written permission is rescinded or until the license or written permission is renewed.'

A comparison of the language of the two sub-sections shows that subsection (4) comes into play not only when a license or written permission is suspended or revoked, but also when the period for which the same was granted has expired. The proviso to sub-section (3) on the other hand is attracted only when It Is sought to pass an order of suspension or revocation of a subsisting license or the written permission and this order of revocation or suspension would require a berief statement of the reasons to begiven. It is obvious that if the period for which the license or permission had been granted has expired, no question of issuing a show cause notice or giving of reasons for terminating or not renewing a license can arise. The expiry of the period occurs in terms of the license or permission already granted and failure to renew the license will not confer any right on the licensee to have reasonable opportunity to show cause. The plaintiff did not have any right to squat on the public footpath and on the expiry of the permission granted to him, he cannot claim any right to continue to occupy It. I, thereforee, entirely agree with the lower appellate Court in its observation that the plaintiff does not have any prima facif case and it is not entitled to the grant of interim Injunction.

(10) The learned counsel for the plaintiff-petitioner has relied upon an authority of this Court reported as Agricultural Engineering Company v. Birla Cottm Spinning Weaving Mills. The facts of that case are, however, entirely different and the plaintiff cannot derive any help from the said authority.

(11) As a result, I dismiss the revision with costs. Nothing in this order will prejudice the marits of the controversy raised in the trial of the Suit.


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