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Govinda Parama Guruvu, Trustee of Sri Radha Kanta Swamy's Temple at Pudabhadra Vs. Bothasi Dandasi Pradhanu and Ors. (06.05.1910 - MADHC) - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.74
AppellantGovinda Parama Guruvu, Trustee of Sri Radha Kanta Swamy's Temple at Pudabhadra
RespondentBothasi Dandasi Pradhanu and Ors.
Excerpt:
madras estates land act (i of 1908), section 6 as amended by madras act iv of 1909, effect of - occupancy tenants--decree for possession in landlord's favour prior to the passing of the act--suit to enforce right to possession by landlord--power of appellate court to enforce tenant's rights--civil procedure code (act v of 1908), order xli, rule 33. - .....clearly conferred on them, a permanent right of occupancy. the suit was instituted in 1905 and the appeal decree was passed in 1906 and it is contended that the rights of parties are not affected by an enactment subsequently passed, and also that, at any rate in second appeal we are only entitled to consider the correctness or otherwise of the decree under appeal. the words of the section are quite clear. section 6 of act i of 1908 enacts that 'every ryot now in possession...of ryoti land...shall have a permanent right of occupancy' and under act iv of 1909 every ryot now in possession shall include every person who, having held land as a ryot, continues in possession of such land at the commencement of this act.' the only question, therefore, for consideration is whether the ryot was in.....
Judgment:

1. It may be doubted whether the Judge is right in holding that the defendants were occupancy tenants. It is unnecessary to decide that question as we were already of opinion that Section 6 Clause (1) of Act I of 1908, as amended by Act IV of 1909, clearly conferred on them, a permanent right of occupancy. The suit was instituted in 1905 and the appeal decree was passed in 1906 and it is contended that the rights of parties are not affected by an enactment subsequently passed, and also that, at any rate in second appeal we are only entitled to consider the correctness or otherwise of the decree under appeal. The words of the Section are quite clear. Section 6 of Act I of 1908 enacts that 'every ryot now in possession...of ryoti land...shall have a permanent right of occupancy' and under Act IV of 1909 every ryot now in possession shall include every person who, having held land as a ryot, continues in possession of such land at the commencement of this Act.' The only question, therefore, for consideration is whether the ryot was in possession of the land when the Act came into force, i.e., on the 1st July 1903. It is conceded that the defendant, a ryot, was in possession of this ryoti land on that date. It is immaterial that a decree for possession had been already passed. We must, therefore, hold that the defendants are ryots with a permanent right of occupancy. It was further contended that the defendants can enforce their claims only in a fresh suit to be brought by them. We think it unreasonable to turn the tenants with rights of occupancy out of possession and refer them to a fresh suit. It leads to unnecessary multiplicity of proceeding. Order XLI, Rule 33 of the Code of the Civil Procedure, 1908, corresponding to Order LVIII, Rule 4 of the Judicature Act, enables the Appellate Court to enforce the defendants' claim in second appeal. We must, therefore, dismiss the plaintiff's suit for recovery of possession.

2. But as occupancy tenants the defendants are bound to pay rent to the plaintiff. We shall accordingly direct the District Judge to return a finding on the question what is the rent payable to the plaintiff for the faslis 1314 to 1318.

3. Fresh evidence may be taken. The finding should be submitted in six weeks, and seven days will be allowed for filing objections.

4. In compliance with the above judgment, the District Judge submitted the following.

FINDING.

1. The following issue was sent down by the High Court for a finding:

Issue--What is the rent payable by the defendants to the plaintiff for the Faslis 1314 to 1318?

2. Finding:--At the request of both parties a commission was issued to N. Satyanaryanamurthi, Pleader, practising in the District Munsif's Court, Sompet, to take evidence and submit his report on the above question. He reports that the rajabhagam (rent) due by the defendants to plaintiff is as follows:

For fasli 1314--7 bandies and 40 rowties of paddy.For fasli 1315--7 bandies and 45 rowties.For fasli 1316--7 bandies and 35 rowties.For fasli 1317--4 bandies.For fasli 1318--6 bandies.Their total value is estimated at Rs. 1,384-0-0.

3. Neither party takes objection to these rates or to the value fixed by the Commissioner. I, therefore, find that they are correct.

5. This second appeal coming on for hearing the Court delivered the following

6. We accept the finding, modify the decree of the Court below, and dismissing the suit for possession, pass a decree in favour of the plaintiff for rent as found by the Judge, with interest on the estimated value at 6 per cent from this date. Each party will bear his own costs throughout.


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