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Ganesh Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Writ Petition No. 174 of 1972
Judge
Reported in1975WLN(UC)171
AppellantGanesh
RespondentThe State of Rajasthan
DispositionApplication dismissed
Excerpt:
.....not apply and writ is maintainable.;(b) rajasthan colonization act, 1954 - sections 2(i) & 5--land auctioned by a colony naib tehsildar--held, he is not an allotting authority and auction is without authority.;(c) rajasthan coloaization (chambal project government land allotment & sale) rules, 1957 - rule 19--land auctioned without prescribed notice--held, auction is illegal. - section 2(k), 2(1), 7 & 40 & juvenile justice (care and protection of children) rules, 2007, rule 12 & 98 & juvenile justice act, 1986, section 2(h): [altamas kabir & cyriac joseph, jj] determination as to juvenile - appellant was found to have completed the age of 16 years and 13 days on the date of alleged occurrence - appellant was arrested on 30.11.1998 when the 1986 act was in force and under..........an appeal would lie in such a case to the revenue appellate authority under section 75 of the land revenue act, he has also contended that, in any case, the colony naib tehsildar had no jurisdiction to conduct the auction as he was neither an allotting authority nor a gazetted officer appointed by the allotting authority fire the purpose with the approval of the state government, as squired by rule 20 of the rules. 'allotting authority' has been defined in rule 2 as the collector is defined in section 2(i) of the rajasthan colonisation act, 1954. section 2(i) defines collector as follows:2(i) 'collector' means the collector of the district and includes.(a) any officer appointed by the state government to perform all or any of the functions and exercise all or any of the powers of.....
Judgment:

C.M. Lodha, J.

1. The facts relevant for disposal of this writ petition are these.

2. Agricultural land comprising of Khasra No. 1084/1 measuring If Bighas 9 Biswas was auctioned on 1st Nov. 1962 by the Colony Naib Tebsildar in favour of the petitioner Ganesh and his brother Gaurishanker. The bid was accepted by the Sub Divisional Officer, Baran and the petitioner deposit d one fourth price of the bid and also got the sale certificate in his favour. However, an appeal was filed by the villagers of Mangrol (District Kota) where the land is situate, against the aforesaid auction en the ground that the land in question was pasture land. The Revenue Appellate Authority, Kota, by its judgment dated 29th April 1969 (Ex 8) set aside the sale in favour of the petitioner on the ground that the Colony Naib Tehsildar was not competent to conduct the auction and that the procedure prescribed for auction under Rule 19 of the Rajasthan Colonisation (Chambal Project Government Lands Allotment and Sale) Rules, 1957 (which will hereinafter be referred to as 'the Rules') had not been followed The petitioner filed revision before the State Government, which, too, was dismissed on 7tb October, 1971 (vide Exhibit-9) By this writ petition, the petitioner has challenged the validity of orders Exhibit-8 and Exhibit 9 and has prayed for setting them aside.

3. The learned Counsel for the respondent No. 4 has raised a preliminary objection that the writ application is not maintainable as the petitioner Ganesh has not impleaded the co-vendee Gaurishanker to the writ petition. I am not inclined to accept the preliminary objection, in as much as if the impugned orders are without jurisdiction, the petitioner alone can get them set aside and the principle of conflicting decrees cannot apply in the circumstances of the present case.

4. Coming to the merits of the writ petition the only point urged by the learned Counsel in support of his case is that no appeal lay to the Revenue Appellate Authority as the only provision for appeal under the Rules is Rule 17, which contemplates an appeal from the order of sale. On the other hand, Mr. Shieodiya, learned Addl Govt. Advocate has referred me to Section 5 of Rajasthan Colonisation Act, 1954 and urged that by virtue of applicability of the laws relating to agricultural tenancies, an appeal would lie in such a case to the Revenue Appellate Authority under Section 75 of the Land Revenue Act, He has also contended that, in any case, the Colony Naib Tehsildar had no jurisdiction to conduct the auction as he was neither an Allotting Authority nor a Gazetted officer appointed by the Allotting Authority fire the purpose with the approval of the State Government, as squired by Rule 20 of the Rules. 'Allotting Authority' has been defined in Rule 2 as the Collector is defined in Section 2(i) of the Rajasthan Colonisation Act, 1954. Section 2(i) defines Collector as follows:

2(i) 'Collector' means the Collector of the district and includes.

(a) any officer appointed by the State Government to perform all or any of the functions and exercise all or any of the powers of the Collector under this Act, and

(b) any officer appointed before or after the commencement of this Act for purposes of colonisation.

5. Learned Counsel for the petitioner failed to bring to my notice that the Colony Naib Tehsildar, who conducted the auction was ever appointed whether before or after the commencement of the Act for purposes of colonisation. In the circumstances, therefore, I am unable to hold that the Colony Naib Tehsildar was an Allotting Authority. Of course, he is not a Gizetted Officer appointed by the Allotting Authority for the purpose with the approval of the State Government nor it is the petitioner's case. Thus the auction in favour of the petitioner was without authority.

6. The Revenue Appellate Authority and the State Government have further found that the proceedings for auction are vitiated in as much as no notice as required by Rule 19 of the Rules was issued before holding auction of the land in question and the procedure prescribed under the said Rule was altogether ignored. In these circumstances there is no escape from the conclusion that the auction of the land in favour of the petitioner and his brother was illegal and void and did not confer any right upon him. In this view of the matter, this Court is not in a position to uphold the auction and grant any relief to the petitioner. Hence without deciding the competence of the Revenue Appellate Authority to entertain the appeal, I find that the auction itself being without jurisdiction cannot be maintained.

7. In the result, this, writ application is dismissed, but without any order as to costs.


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