Skip to content


Anantha Bhatta Vs. Manimmale Anantha Bhatta and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Reported in(1919)36MLJ92
AppellantAnantha Bhatta
RespondentManimmale Anantha Bhatta and ors.
Cases Referred and Eressa Menon v. Shamu Pattar I.L.R.
Excerpt:
- .....can be attached and sold in execution.2. it is conceded that his rights are the same as the rights of a tenant in malabar, and it has been held by this court in achuta v. kali i.l.r. (1884) m. 454 and eressa menon v. shamu pattar i.l.r. (1898) m. 138 that a right to compensation for improvements is merely an inchoate right which only becomes perfected at eviction. it is a right to be enforced only at the time of eviction and the extent of the right is dependent on what may be the relations between the landlord and the tenant at that time and also on the number and nature of the improvements in existence then. in the present case the lease being permanent the right may never mature. this being so we must hold that such a right cannot be attached.3. whether individual improvements can.....
Judgment:

1. The question is whether the right to improvements of a mulgeni tenant can be attached and sold in execution.

2. It is conceded that his rights are the same as the rights of a tenant in Malabar, and it has been held by this Court in Achuta v. Kali I.L.R. (1884) M. 454 and Eressa Menon v. Shamu Pattar I.L.R. (1898) M. 138 that a right to compensation for improvements is merely an inchoate right which only becomes perfected at eviction. It is a right to be enforced only at the time of eviction and the extent of the right is dependent on what may be the relations between the landlord and the tenant at that time and also on the number and nature of the improvements in existence then. In the present case the lease being permanent the right may never mature. This being so we must hold that such a right cannot be attached.

3. Whether individual improvements can be attached and sold is a question which does not arise in this case and need not be discussed.

4. The second appeal is dismissed with costs.


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