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Pudikutty Unneeri Vs. the Municipal Council - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1941Mad657; (1941)1MLJ624
AppellantPudikutty Unneeri
RespondentThe Municipal Council
Cases ReferredSrirangam v. Subba Pandithar
Excerpt:
- - 2. there is no doubt in my mind that a pial does form part ,of a building and that therefore the appellant committed a breach of the licence and also failed to comply with the provisions of section 167. the learned advocate for the appellant argues that section 183 deals with the grant of licences for verandahs and not section 167; but the verandahs referred to in section 183 are of the nature of balconies, which project over a street......: (1913)25mlj297 , upon which reliance has been placed by the appellant, merely says that where a person holding land has encroached upon the street and has had possession of it for over the statutory period he acquired a right to the encroached area by prescription; so that the land becomes his,. and that he can therefore do what he likes with the land. i do not see how that decision helps the appellant in any way.3. the appellant next contends that he is entitled to compensation under section 168. section 168 does apply 10 a person who is reconstructing his house and who, because of an order of the municipality, has to keep his house out of the street alignment. such a person becomes entitled under this section to be compensated for his compliance with the municipality's order......
Judgment:

Horwill, J.

1. The appellant had an old house occupying the site A, B, D, C in the plan filed by him. That house fell into a state of disrepair and the Commissioner of the Calicut Municipality ordered its demolition. The appellant wished to reconstruct the house and he submitted a plan proposing to build the house on E, F, D, G. That plan was approved and a licence (Ex. D) was issued in which a note was added 'The street alignment of 6 feet--Mooriet Road and the Coast Road on the west should be strictly observed.' This note was added to remind the appellant of the provisions of Section 167 of the District Municipalities Act to the effect that no person should construct any portion of any building within a street alignment as defined under Section 166. The findings of the Court below are that after the building was constructed in accordance with this plan, the appellant added a pial on the remaining area of his site, that is, the land lying between G, E, F, D and A, B, D, C. When the Municipality discovered this construction they ordered him to demolish it and threatened him that if he did not do so they would demolish it themselves and charge him with the cost. The plaintiff thereupon brought the present suit for a permanent injunction to restrain the defendant Calicut Municipality from demolishing this pial. The suit was dismissed. The appellant preferred an appeal to the District Court which was also dismissed. Hence this second, appeal by the plaintiff.

2. There is no doubt in my mind that a pial does form part , of a building and that therefore the appellant committed a breach of the licence and also failed to comply with the provisions of Section 167. The learned advocate for the appellant argues that Section 183 deals with the grant of licences for verandahs and not Section 167; but the verandahs referred to in Section 183 are of the nature of balconies, which project over a street. That section does not relate to pials, and the appellant's pial does not overhang the street. It is constructed on the plaintiff's own property. The Chairman, Municipal Council, Srirangam v. Subba Pandithar : (1913)25MLJ297 , upon which reliance has been placed by the appellant, merely says that where a person holding land has encroached upon the street and has had possession of it for over the statutory period he acquired a right to the encroached area by prescription; so that the land becomes his,. and that he can therefore do what he likes with the land. I do not see how that decision helps the appellant in any way.

3. The appellant next contends that he is entitled to compensation under Section 168. Section 168 does apply 10 a person who is reconstructing his house and who, because of an order of the Municipality, has to keep his house out of the street alignment. Such a person becomes entitled under this section to be compensated for his compliance with the Municipality's order. Unfortunately for the appellant, however, the plan submitted by him and his application for a licence do not show that he restricted his building on account of some order of the Municipality; but it is probably true, as the appellant states, that it was because the Municipal Surveyor told him that he must build within the restricted area so as to allow a six-feet margin from the street boundary that he submitted the plan he did. This point was not however raised in either of the Courts below--nor is it to be found in the grounds of appeal. In the absence of pleadings and evidence, it cannot be held that the plaintiff is entitled to compensation. The appellant cannot therefore be given any remedy in this suit; but the Municipality should, in my opinion, have given him compensation, not for demolishing his pial, but for having to build his house on the restricted area.

4. The appeal is dismissed with costs.


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