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Sankaran Nambudripad Vs. Sankaran Nair and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai
Decided On
Judge
Reported in(1921)ILR44Mad960
AppellantSankaran Nambudripad
RespondentSankaran Nair and ors.
Cases ReferredChowakkaran Keloth v. Karuvolote Parkum
Excerpt:
malabar compensation for tenants improvements act (i of 1900), section 5 and 6(3), - decree for ejectment--value of improvements, ascertained and specified in the decree--improvements effected subsequent to decree, not ascertained--application for execution by ejectment, whether maintainable. - .....were left in possession of the tenant, was contrary to the provisions of section 5 of the malabar tenants improvements act, and he therefore allowed the appeal and directed the district munsif not to grant the petitioner's prayer till he finally determined the question of valuation.4. section 5 of madras act i of 1900 provides that any tenant to whom compensation is due shall be entitled to remain in possession until ejectment in execution of a decree or order of court. the section does not make the payment of the compensation a condition precedent to ejectment. section 6(b) contemplates re-valuation being calculated on the condition at the time of ejectment and provides that the decree shall be varied in accordance with such order of the court executing the decree. it, does not provide.....
Judgment:

Spancer, J.

1. In this case the appellant obtained a decree for ejectment of a tenant in South Malabar and, after depositing the amount ascertained as due to the tenant for improvements under the Malabar Improvements Compensation Act, applied before the District Munsif for execution of his decree by ejectment of the tenant from all the lands mentioned in the decree, or in the alternative he added that if the tenants claimed that any improvements had been effected subsequent to the decree in kudiyiruppus, parambas and hills, execution might be granted of the other properties, that is, nilams (double crop lands), palliyals (single crop lands) and nattupoyils (seed-beds).

2. As observed by the District Munsif, this application for partial delivery was intended to be for the benefit of the tenants and to avoid further demands for compensation owing to delay in execution. The District Munsif granted the appellant's prayer and ordered delivery of the nilams, palliyals and seed-beds, and directed that execution in regard to other items should wait. He also directed that the tenant should give security for any relief that might be obtained against him in execution before he took the amount deposited for the value of improvements.

3. The District Judge held that partial ejectment, before compensation was finally settled upon the other lands which were left in possession of the tenant, was contrary to the provisions of Section 5 of the Malabar Tenants Improvements Act, and he therefore allowed the Appeal and directed the District Munsif not to grant the petitioner's prayer till he finally determined the question of valuation.

4. Section 5 of Madras Act I of 1900 provides that any tenant to whom compensation is due shall be entitled to remain in possession until ejectment in execution of a decree or order of Court. The section does not make the payment of the compensation a condition precedent to ejectment. Section 6(b) contemplates re-valuation being calculated on the condition at the time of ejectment and provides that the decree shall be varied in accordance with such order of the Court executing the decree. It, does not provide that ejectment shall be stayed until re-valuation is made.

5. There is an observation in Chowakkaran Keloth v. Karuvalote Parkum (1915) 29 I.C, 559, that a tenant retains in Malabar his status as a tenant until the improvements are paid for; but in Mayankutti v. Kunhanmad I.L.R.,(1918) I.L.R., 41 Mad., 641, Sadasiva Ayyar, J., doubted the correctness of the statement, and I respectfully consider that it is not warranted by the language of the section. There is no provision in Section 5 or in Section 6 to the effect that until compensation is paid, no ejectment should be ordered, in the Full Bench, Kannyan Baduvan v. Alikutti (1919) I.L.R., 42 Mad., 603 (F.B.), Seshagiri Ayyar, J., held that partial ejectment was not contemplated under the Act in any circumstances, but the majority of the Full Bench held that a lessor was not entitled to eject a tenant in Malabar from a portion of his holding while an assignee of the reversion could do so on payment of the value of improvements to that part.

6. The District Judge was not correct in his opinion that ejectment of a tenant could only be ordered after the final determination of the value of improvements. If that was the state of the law it would be possible for a tenant to postpone eviction perpetually by continually making fresh improvements while the enquiry into the last application for re-valuation was going on.

7. The appellant's (the execution-petitioner's) application for execution of the whole decree was not open to any objection, even though a petition for re-valuation might be peuding, and the order actually passed by the District Munsif was, as already observed, a concession to the tenants whose consent was assumed to a course which would naturally be preferred to immediate eviction from the entire holding. The District Munsif's order requiring security to be given for any relief that might arise in the execution of the decree was not reasonable and must be set aside.

8. In the result the Appeal must be allowed, and the District Munsif's order will be restored with costs here and in the Lower Appellate Court.

Ramesam, J.

9. I will only add that, even if a plaintiff decree-holder who obtained a decree under the Act is not entitled to eject the defendant until he pays the sum mentioned in the decree for improvements, it does not follow that, when he pays the amount so mentioned to the defendant or (when he refused to take it) into Court, the mere fact that the defendant is asking for the further valuation mentioned in Section 6(3) operates as a stay of execution of the decree for ejectment or that an order for ejectment should not be made until the supplemental enquiry contemplated in Section 6(3) is made. None of the cases cited by the learned Counsel for respondents, Kannyan Baduvan v. Alikutti (1919) I.L.R., 42 Mad., 603 (F.B.), Paramesara Ayyar v. Kittunni Valia Mannadiar (1917) 33 M.L.J., 691, Abdulla Koya v. Kallumpurath Kanaran : (1917)33MLJ463 , Kunhikutti Haji v. Gower : (1913)24MLJ472 , support such a proposition. I agree with my learned brother in doubting the correctness of Chowakkaran Keloth v. Karuvolote Parkum (1015) 29 I.C., 559. I agree with the order proposed by him.


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