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B. Ayyaparaju Vs. the Secretary of State for India in Council (Represented by the Collector of Kistna District) - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1914)ILR37Mad293a
AppellantB. Ayyaparaju
RespondentThe Secretary of State for India in Council (Represented by the Collector of Kistna District)
Cases ReferredIsmail Ariff v. Mahomed Ghous I.L.R.
Excerpt:
.....of the findings of the subordinate judge, the plaintiff's prayer for a declaration of title to the suit site is sustainable, although at this stage i am not prepared to differ. in other words, the best evidence would have been the production of the accounts relating to ashalmenaha lands. the non-production of the said accounts is a very strong circumstance against defendant because the presumption is that the production would be unfavourable to him. 13) to the effect that 'those who came to live on the suit site were not circar servants' and that 'there was a separate inam for potters in the village' lend strong support to the plaintiff's case that the suit site was in the enjoyment of successive potters who were introduced by the villagers themselves as the site in question did not..........from levying any such assessment on the lands in question. the defendant's case was that the land ashalmenaha being what is called potter's inam, and does not belong to the plaintiff and that on that ground the defendant was entitled to collect penal assessment from the plaintiff.2. both the lower courts, on a consideration of the evidence, have found that the plaintiff did not succeed in proving the ownership of the land. it is found however at the same time that the plaintiff: is in possession of the land and has been so for about throe years. he is in possession under two documents of title derived from two persons, venkatasami and subarayudu, one of whom at least was in possession of the land. there is no finding by either court as to whether the land is ashalmenaha or potter's.....
Judgment:

Abdur Rahim, J.

1. In this case the plaintiff sued the Secretary of State asking for a decree declaring his title to a house-site in a certain village, for recovering a certain sum of money which had been levied from him as penal assessment and for a perpetual injunction restraining the defendant from levying any such assessment on the lands in question. The defendant's case was that the land Ashalmenaha being what is called Potter's Inam, and does not belong to the plaintiff and that on that ground the defendant was entitled to collect penal assessment from the plaintiff.

2. Both the lower courts, on a consideration of the evidence, have found that the plaintiff did not succeed in proving the ownership of the land. It is found however at the same time that the plaintiff: is in possession of the land and has been so for about throe years. He is in possession under two documents of title derived from two persons, Venkatasami and Subarayudu, one of whom at least was in possession of the land. There is no finding by either court as to whether the land is Ashalmenaha or Potter's Inam or not. They thought that, inasmuch as the plaintiff failed to prove the title of his vendors, the suit must be dismissed. In my opinion that would not be sufficient to conclude this suit. It is found that the plaintiff is in possession of the land and we may take it that he is in possession, under a prima facie title, derived from persons in possession of the land. That being so, if the defendant failed to prove that the land was an Ashalmenaha or Potter's Inam and he had a legal title to it, the plaintiff would be entitled at least to the declaration that he is in lawful possession of the land to use the language of the Privy Council in Ismail Ariff v. Mahomed Ghous (1893) 20 Calc. 834. It is contended. however by the learned pleader who appeared for the respondent that mere possession is not sufficient to found a declaration of title; and in support of this he cited Hanmantrav v. Secretary of State for India (1901) 25 Bom. 287 and Rassonada Rayar v. Sitharama Pillai (1864) 2 M.H.C.R. 171. The ruling in Hanmantrav v. Secretary of State for India (1901) 25 Bom. 287 does not, it seems to me, support the contention of the respondent. All that is laid down there is that, if the possession is shown to be wrongful, then the plaintiff would not be entitled to a declaration of title. But here it cannot be said upon the findings as they now stand that the plaintiff's possession is wrongful. It is not necessary to discuss Rassoonada Rayar y. Sitharama Pillai (1864) 2 M.H.C.R. 171, because in my opinion the subsequent judgment of the Privy Council in Ismail Ariff v. Mahomed Ghous I.L.R. (1893) Calc. 834 is quite clear and conclusive on the point. I may observe that at first I was inclined to entertain some doubt as to whether in a case where the defendant has not actually dispossessed the plaintiff, the plaintiff would be entitled to a declaration of his title on the strength merely of possession not extending over the statutory period. But it seems that the decision of the Privy Council at least goes to the extent that, if the plaintiff has been in possession even though for less than 12 years, he would under Section 42 of the Specific Relief Act be entitled to a declaration that he is in lawful possession as against a wrong doer who sought to interfere with his possession. The levying of penal assessment on the land, if it was not justified, would amount to unlawful interference with the plaintiff's possession.

3. Then apart from the question whether the plaintiff is entitled to a declaration in the terms asked for by him, it seems to me to be clear that, if the land is not shown to be communal land, the Secretary of State would have no right to collect penal assessment from a person in possession thereof simply on the ground that ho is not the legal owner of the land, but somebody else. It thus becomes necessary that we should have a finding on the question whether the land in dispute is Ashalmenaha land or not. The finding must be on the evidence on record. The finding will be submitted within three months from the date of this order and 10 days will be allowed for filing objections.

Ayling, J.

4. I concur in the order proposed by my learned brother.

5. I am not altogether satisfied that in face of the findings of the Subordinate Judge, the plaintiff's prayer for a declaration of title to the suit site is sustainable, although at this stage I am not prepared to differ. On the otter hand it seems to me clear that for the disposal of the second and third of the plaint prayers, the findings are defective. The right of the Government to levy penal assessments is conditional on the land being communal or, as it is here described, Ashalmenaha; and the learned Subordinate Judge seems to have overlooked the fact that, although the plaintiff may not have established his title to the suit land, he may nevertheless claim immunity from penal assessment thereon unless the land is Ashalmenaha. There is no finding as to this and a finding on this point indicated by my learned brother becomes necessary.

6. In compliance with the order contained in the above judgment, the Subordinate Judge of Kistna at Ellore submitted the following

7. Finding.--I am directed to submit my finding on theevi-dence on record on the following issue:

Whether the land in dispute is Ashalmenaha land or not?

8. The suit site is situated in the village of Vandram. It is deposed to by plaintiff's witnesses Nos. 1 to 4 and admitted by defendant's witnesses Nos. 11 and 15 that the suit site lies in the middle of the village surrounded by houses. The defendant's witnesses Nos. 1 to 10 are admittedly residents of other villages who do not know anything about the suit site. The defendant's witness No. 12 only speaks to his attestation of a certain mortgage document. The only material evidence is that of defendant's witnesses Nos. 11, 13, 14, 15 and 16.

9. The defendant's witness No. 11 is G. Venkataswami, who is a resident of Vandram. The defendant's witness No. 11 deposed that plaintiff's vendor Subbarayudu lived in Vandram only for 3 years on the suit site but the witness was unable to state in his cross-examination to whom the suit site belonged. The witness stated that the suit site is in the middle of the village and that potters 'come and occupy it and go.'

10. The defendant's witness No. 12 did not say anything about the ownership of the suit site. The defendant's witness No. 13 A. ISTarasimulu is the most important witness. He was the karnam of the village Vandram for 40 years from 1860 to 1900. The witness deposed that plaintiff's vendor Subbarayudu came to the suit site in 1900 and lived there for 3 years. The witness further deposed that Subbarayudu's brother Venkataswami, defendant's witness No. 3, was not known to him. In his cross-examination, defendant's witness No. 13 stated that as he had not reported the encroachment of Subbarayudu when it occurred, he (witness) was fined after it was reported by him. I may here observe that the defendant's case, as set out in the written statement (vide paragraph 1), was that the suit site is a portion of an Ashalmenaha land set apart for communal purposes. But not a single question appears to have been asked by defendant's vakil about this to defendant's witness No. 13 in his examination-in-chief. And the only facts elicited in his cross-examination by plaintiff's vakil are that 'those who came to live on the suit site were not Circar servants, that they used to live in a paka (shed) on a cent of land and that the potters have a (separate) inam in the village. With reference to this admission of defendant's witness No-13 it is argued for this plaintiff that the suit site was not the 'Ashalmenaha' land of defendant. It is further argued that if the suit site had really been a part of Ashalmenaha, the defendant would have certainly produced the accounts showing the Ashalmenaha lands. In other words, the best evidence would have been the production of the accounts relating to Ashalmenaha lands. The non-production of the said accounts is a very strong circumstance against defendant because the presumption is that the production would be unfavourable to him.

11. The evidence of the remaining defendant's witnesses Nos. 14 to 16 tends to show that the suit site was in the enjoyment of successive potters for a long period before plaintiffs vendor Subbarayudu came to reside on the suit sits in 1900. The evidence on plaintiff's behalf is that the villagers introduced the several potters in succession and allowed them to remain on the suit site. It is not proved by defendant that the several potters occupied the suit site with the permission of the Village officers as stated in paragraph 3 of defendant's written statement. On the contrary the admissions elicited in the cross-examination of the (karnam) defendant's witness No. 13) to the effect that 'those who came to live on the suit site were not Circar servants' and that 'there was a separate inam for potters in the village' lend strong support to the plaintiff's case that the suit site was in the enjoyment of successive potters who were introduced by the villagers themselves as the site in question did not belong to Government. The plaintiffs witnesses Nos. 5 and 6 deposed that the Government had no right to the suit site at any time.

12. Thus with reference to the evidence discussed pro and cow in the foregoing paragraphs, I hold that the onus of providing that the suit site is a part of Ashalmenaha lay on the defendant and that this onus has not been discharged. Nothing was, elicited in the examination of the kurnam (defendant's witness No. 13) as to the right set up by defendant in respect of the suit site as Ashalmenaha land. The defendant could have produced the accounts relating to Ashalmenaha lands. This would have been the best evidence. But such evidence has not been produced and the kurnam himself does not depose that the suit site is a part of Ashalmenaha land. I therefore find the issue in the negative.

13. This Second Appeal coming on for final hearing after the return of the finding of the lower Appellate Court upon the issue referred by this Court for trial, the Court delivered the following.

14. There is evidence in support of the finding and we must accept it.

15. A question is now raised for the first time that the cause of action for the recovery of the money was barred by the provisions of the Act III of 1905; we cannot decide that question in the appellant's favour, seeing that neither of the Courts below was asked to consider it.

16. Accepting the finding we reverse the decree of both Courts and declare that the plaintiff is in lawful possession of the land in suit, directing the payment to him of Rs. 6-4-0 wrongfully collected from him.

17. The plaintiff's costs throughout should be paid by the defendant. Six months' time will be allowed under Section 82 of the Code.


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