Skip to content


Narayanachariar Vs. Ranga Aiyangar and anr. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Reported in(1892)2MLJ94
AppellantNarayanachariar
RespondentRanga Aiyangar and anr.
Excerpt:
- .....viii of 1865 has reference to proceedings under section 9 only, but it does not, in our opinion, follow that in a summary suit under section 8 the collector is debarred from adjudicating upon the question whether the relation of landlord and tenant exists between the parties.2. he is to try the case, and the plaintiff's case is that he is a tenant and entitled to a patta which defendant denies. to say that the collector is to hold his hand and make no further enquiry, merely because the land-holder denies that plaintiff is his tenant, is to put it in the power of the land-holder always to deprive the tenant of the remedy by summary suit given him by section 8. if upon inquiry the collector finds that plaintiff does not hold the land under the land-holder, that may be a reason for.....
Judgment:

1. The District Judge is no doubt right in holding that Section 10 of Madras Act VIII of 1865 has reference to proceedings under Section 9 only, but it does not, in our opinion, follow that in a summary suit under Section 8 the Collector is debarred from adjudicating upon the question whether the relation of landlord and tenant exists between the parties.

2. He is to try the case, and the plaintiff's case is that he is a tenant and entitled to a patta which defendant denies. To say that the Collector is to hold his hand and make no further enquiry, merely because the land-holder denies that plaintiff is his tenant, is to put it in the power of the land-holder always to deprive the tenant of the remedy by summary suit given him by Section 8. If upon inquiry the Collector finds that plaintiff does not hold the land under the land-holder, that may be a reason for dismissing the suit, but the issue whether plaintiff is or is not a tenant of defendant must be properly tried and determined on the evidence and not on the mere word of the defendant.

3. We must reverse the decrees of the Lower Courts and remand the suit to the Head Assistant Collector for trial on the merits.

4. Appellant is entitled to his costs in this and the Lower Appellate Courts.


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