Skip to content


The Bhagat Estates Ltd. Vs. the Accommodation Controller, Madras - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai High Court
Decided On
Case NumberWrit Petn. No. 805 of 1951
Judge
Reported inAIR1953Mad390; (1952)1MLJ403
ActsMadras Buildings (Lease and Rent Control) (Amendment) Act, 1951 - Sections 3
AppellantThe Bhagat Estates Ltd.
RespondentThe Accommodation Controller, Madras
Appellant AdvocateM.A. Ghatala, Adv.
Respondent AdvocateV.P. Sarathi, Adv. for Govt. Pleader
DispositionPetition allowed
Excerpt:
- - the petitioners complain that the rent of the premises in question does not exceed rs......the act, demanding delivery of immediate possession within seven days of the receipt of the said notice. the petitioners complain that the rent of the premises in question does not exceed rs. 25 and, therefore, the accommodation controller has no jurisdiction to issue the said order.2. the relevant provisions of the act are as follows :'3(1)(a). every landlord shall, within seven days after the building becomes vacant by his ceasing to occupy it, or by the termination of a tenancy, or by release from requisition give notice of the vacancy in writing to the officer authorised in that behalf by the state government; provided that this sub-section shall not apply to a building in respect of which the landlord has obtained an order for possession on any of the grounds specified in section.....
Judgment:
ORDER

Subba Rao, J.

1. This is an application for issuing a writ of certiorari to quash the order of the Accommodation Controller of Madras dated 4-12-1951. The petitioners are the owners of premises No. 79-A and B, Sembudoss Street, G. T., Madras. It fell vacant on or about 24-9-1951. The petitioners gave notice of vacancy to the Accommodation Controller by letter dated 24-9-1951. On 6-10-1951, they informed the Accommodation Controller that the notice was given under a mistaken impression that the rent was about Rs. 26-10-0. The petitioners let that room to A. A. Kapodia and he has been occupying that room with his family. On 10-12-1951, i.e., three months after the notice of vacancy was given, the petitioners received a notice by the Accommodation Controller under Section 3(8) of the Act, demanding delivery of immediate possession within seven days of the receipt of the said notice. The petitioners complain that the rent of the premises in question does not exceed Rs. 25 and, therefore, the Accommodation Controller has no jurisdiction to issue the said order.

2. The relevant provisions of the Act are as follows :

'3(1)(a). Every landlord shall, within seven days after the building becomes vacant by his ceasing to occupy it, or by the termination of a tenancy, or by release from requisition give notice of the vacancy in writing to the officer authorised in that behalf by the State Government;

Provided that this sub-section shall not apply to a building in respect of which the landlord has obtained an order for possession on any of the grounds specified in Section 7, sub-Section (3).'

3(5). If the building is required for any of the purposes, or for occupation by any of the officers, specified in Sub-section (3), the landlord shall deliver possession of the building to the authorised officer and the State Government shall be deemed to be the tenant of the landlord) with retrospective effect from the date on which the authorised officer received notice under Sub-section (1) or Sub-section (2), the terms of the tenancy being such as may be agreed upon between the landlord and the tenant and in default of an agreement, as may be determined by the City Civil Court in the City of Madras and elsewhere by the Subordinate Judge's Court having original jurisdiction over the area in which the building is situated or, if there is no such Court, by the District Court;'

Provided that the rent payable shall be the fair rent, if any, fixed for the building under the provisions of this Act; and if no fair rent has been so fixed, such fair rent as may be determined by the Court aforesaid in accordance with the provisions of this Act;'

Section 3(9). Nothing contained in this section shall apply-

(a) to a residential building the monthly rent of which does not exceed twenty-five rupees; or

(b) to a non-residential building the monthly rent of which does not exceed fifty rupees; or

(c) to any building or buildings in the same city, town or village, owned . by any company, association or firm, whether incorporated or not, and bona fide intended solely for the occupation of its officers, servants or agents.'

3. It is clear from the aforesaid provisions that the Accommodation Controller has no jurisdiction to act under this section unless the monthly rent of the building is more thanRs. 25. When the petitioners took the objection that he had no jurisdiction, the Accommodation Controller should have found, on thematerial furnished by the petitioners, whetherthe rent of the premises was more than Rs. 25.When a statute confers jurisdiction upon atribunal, subject to a condition, the tribunalcannot exercise the jurisdiction unless the condition exists. The order of the AccommodationController is quashed and he is directed to decide, whether the monthly rent of the premisesin question is more than Rs. 25. This petitionis allowed, but as the petitioners themselvesissued the notice to the Accommodation Controller under Section 3(1) of the Act, this is not afit case for awarding costs.


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