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Rajagopal Doss and anr. Vs. Shanmugam and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in153Ind.Cas.270
AppellantRajagopal Doss and anr.
RespondentShanmugam and ors.
Excerpt:
the madras city tenants protection act (iii of 1922), sections 4, 9 - suits against several tenants - consent decree making defendants liable for payment of price of entire land--validity--plaintiff's right to apply under section 4 on default of payment. - .....sum to the plaintiff for the entire land leaving out the aforesaid portion. the commissioner valued the land at a sum of rs. 650 per ground. the amount payable by each of the defendants fir their sites was estimated at this rate. the so-called roads were valued at rs. 250 per ground, and each tenant was asked to pay one-fourteenth of the total amount thus according to this calculation, each tenant-had to pay for his share rs. 690-7-2 in addition (o his own site value. the court passed an order directing all the defendants in the suits to pay jointly a cert an sum to the plaintiff as the market value of the sites and a decree was passed in accordance with these terms. payments were not made in due time and accordingly though the petitions stood dismissed under the law for.....
Judgment:

1. These appeals arise out of 14 applications made by the plaintiff-respondent for the issue of commission to value the improvements effected by the defendants on their holdings. The applications were made under Section 4 of the Madras City Tenants Protection Act III of 1922.

2. The plaintiff-respondent who is the owner of re-survey No. 1065/2 had leased out portions of this land to the Adi-Dravidas for house sites. In 1929 and 1930 he filed 14 suits in ejectment, against them. Then each of them applied to the Court under Section 9 of the Act, for an order that the landlord shall be directed to sell the land for a price to be fixed by the Court. In addition to the sites held by the tenants, there were on the land pathway?, a temple, common latrine, etc., erected by the Adi-Dravidas for their common use and enjoyment. The sale of these sites not being in their occupation could not be asked by the tenants. As they wanted these also sold to them, they arrived at an understanding with the plaintiff under which it was agreed that they should buy up all the sites for a certain sum. This was advantageous to the plaintiff as well. Eventually the back portion of the plot which contains 100 cocoanut trees was left out by consent and a com-mission was asked to value the rest of the land leaving out the aforesaid portion. The defendants presented a petition to the Court praying for an order directing them to pay jointly a certain sum to the plaintiff for the entire land leaving out the aforesaid portion. The Commissioner valued the land at a sum of Rs. 650 per ground. The amount payable by each of the defendants fir their sites was estimated at this rate. The so-called roads were valued at Rs. 250 per ground, and each tenant was asked to pay one-fourteenth of the total amount Thus according to this calculation, each tenant-had to pay for his share Rs. 690-7-2 in addition (o his own site value. The Court passed an order directing all the defendants in the suits to pay jointly a cert an sum to the plaintiff as the market value of the sites and a decree was passed in accordance with these terms. Payments were not made in due time and accordingly though the petitions stood dismissed under the law for non-payment, applications for extention of time were made by the defendants. Under Ex. E, dated January 20, 1932, Lime was extended till July 15, 1932, and again on the later date time was extended until September 20, 1932. As no amount was paid by the defendants, the applications out of which these appeals arise were filed by the plaintiff under Section 4 for the valuation of the improvements.

3. The tenants opposed the applications stating that the order passed by the Court calling on the parties to pay the value of the entire site was not an order under Section 9 of the City Tenants Protection Act, and that it is still open to them to avail themselves of that section and that they must be allowed to have their sites bought separately. The learned Judge overruled this contention saying that the order under Section 9 already passed was final; and as the tenants have failed to comply with the provisions of the decree, he held that the respondent is entitled to eject them on payment of the value of the improvements.

4. In appeal Mr. Bashyam on behalf of the defendants-appellants in addition to the above ground urged in the lower Court urged also another ground, viz, that subsequent to the adjustment the parties entered into another arrangement under which the appellants had to pay only for a portion of the suit land giving up the remaining portion in favour of the plaintiff and that this arrangement should be given effect to. This arrangement was referred to in the affidavit Ex F-l in support of the application for extention of time filed on July 15, 1932, (Ex. E). The request in the application was only to grant some time for payment and nothing was said about the enforcement of the agreement. The agreement, having regard to its details, see para. 5 of the counter-affidavit of the second respondent in C.M.P. No. 1109 of 1933 is one which the Court will find it difficult to enforce. The argument that the agreement should be given effect to was not raised in the lower Court. For these reasons we cannot allow the question to be raised here for the first time.

5. The question for consideration is whether the applications under Section 9 made by the defendants still remain undisposed of as contended for by them. If they have been disposed of as held by the lower Court, then the petitions of the respondent under Section 4 should be allowed and the appeal should be dismissed.

6. The order passed by the Court was

All the defendants will pay the whole amount as fixed by the commission. In default of payment of any portion thereof, all the defendants will forfeit their right to purchase the plaintiff's property.

7. Later on a portion of the entire plot was left out. The order is no doubt a consent order but the question is whether such an order fails within Section 9 of the City Tenants' Protection Act. That section says that the applicant may ask the Court for an order that the landlord should be directed to sell the land for price to be fixed by the Court. Obviously the sale contemplated in the section is of the land in the occupation of the tenant from which he is sought to be ejected. The order making the defendants in different suits jointly liable for the payment of the value of the entire land making them also Jiable to forfeit their right to purchase the land in default of payment by any one of his portion is, in our opinion, not contemplated by Section 9 of the Act. We would, therefore, hold that the Court had no jurisdiction to pass the order which it passed under Section 9. It must, therefore betaken that applications under Section 9 have not yet been finally disposed of. The lower Court will, therefore, pass fresh orders on those applications in the light of our observations if the orders that will be passed on those applications are not complied with, then the plaintiff-respondent will be entitled to revive his applications under Section 4 of the Act and ask the Court to pass orders on them.

8. For the above reasons, we would set aside the order of the lower Court and ask the Court to pass the necessary orders in the circumstances of the case. Each party will bear his own costs here.


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