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Karnam Venkatakrishna Pillai Vs. Appana Muthialu Reddy and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in(1910)20MLJ821
AppellantKarnam Venkatakrishna Pillai
RespondentAppana Muthialu Reddy and anr.
Excerpt:
- - 3. it is argued that the attachment is bad as it was for a larger amount than what the district judge held to be due. it has been held by this court in recent cases that the attachment is good for the amount actually due, a case of sale stands on a different footing from a case of attachment......collector to enforce acceptance of the patta, and in such a suit it is for the collector to settle the terms of the tenancy.2. it has been decided by the judicial committee that so long as proceedings are pending before the collector and on appeal from him before the civil courts, the rate of rent is in suspense and therefore no arrears of rent can be said to have been due within the meaning of the limitation act. this conclusion is based upon a consideration of the sections of the rent recovery act. for the same reasons we hold the rent became due under section 2 of the rent recovery act for purposes of proceedings under the act when the rate of rent was ascertained by the final decision of the civil court. there is, therefore, no tear under that section.3. it is argued that the.....
Judgment:

1. In this case the tenant did not accept the Patta tendered and the landholder therefore was entitled to proceed by summary suit before the Collector to enforce acceptance of the Patta, and in such a suit it is for the Collector to settle the terms of the tenancy.

2. It has been decided by the Judicial Committee that so long as proceedings are pending before the Collector and on appeal from him before the Civil Courts, the rate of rent is in suspense and therefore no arrears of rent can be said to have been due within the meaning of the Limitation Act. This conclusion is based upon a consideration of the sections of the Rent Recovery Act. For the same reasons we hold the rent became due under Section 2 of the Rent Recovery Act for purposes of proceedings under the Act when the rate of rent was ascertained by the final decision of the Civil Court. There is, therefore, no tear under that section.

3. It is argued that the attachment is bad as it was for a larger amount than what the District Judge held to be due. It has been held by this Court in recent cases that the attachment is good for the amount actually due, A case of sale stands on a different footing from a case of attachment. The case before us is only one of distraint, not of sale.

4. The second appeal is dismissed with costs.


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