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Saraswathi Sriraman and Anr. Vs. Pappi Chetty Raghaviah Chetty's Charities by Its President and Trustees, Subbukrishna Chetty and Ors. (04.09.1972 - MADHC) - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtChennai High Court
Decided On
Reported in(1972)2MLJ515
AppellantSaraswathi Sriraman and Anr.
RespondentPappi Chetty Raghaviah Chetty's Charities by Its President and Trustees, Subbukrishna Chetty and Ors
Cases ReferredGovindan v. Rajagopal Nadar
Excerpt:
- .....1960. various legal contentions were raised by mr. r.s. venkatachari, the learned counsel for the petitioners-tenants. he submitted that one of the sons of the original tenant sri raman who died in i960 is in the air force and as such he belongs to as essential service, and could not be evicted. he relied on the definition of the word 'tenant' in section 2(8) which includes the surviving spouse, or any son, or daughter, or the legal representative of a deceased tenant who had been living with the tenant in the building as a member of the tenant's family upto the death of the tenant, and submits that the clause 'who had been living with the tenant in the building as a member of the tenant's family upto the death of the tenant' would qualify only the legal representative and not the.....
Judgment:

P.S. Kailasam, J.

1. The tenants are the petitioners. The respondent is a Charity and it applied for additional accommopation of the premises occupied by the petitioners under Section 10(3)(c) of the Madras Buildings (Lease and Rent Control) Act, 1960. Various legal contentions were raised by Mr. R.S. Venkatachari, the learned Counsel for the petitioners-tenants. He submitted that one of the sons of the original tenant Sri Raman who died in i960 is in the Air Force and as such he belongs to as essential service, and could not be evicted. He relied on the definition of the word 'tenant' in Section 2(8) which includes the surviving spouse, or any son, or daughter, or the legal representative of a deceased tenant who had been living with the tenant in the building as a member of the tenant's family upto the death of the tenant, and submits that the clause 'who had been living with the tenant in the building as a member of the tenant's family upto the death of the tenant' would qualify only the legal representative and not the surviving spouse, or any son, or daughter. His contention is that usually in a clause like this, the rule of construction would limit the qualification to the last clause, that is, legal representative alone. Though something could be said in favour of the grammatical construction, the entire context as well as the intention of the definition as a whole will have to be taken into account. In extending the meaning of the word 'tenant', it is easy to perceive the inclusion of the surviving spouse, son or daughter or legal representative who had been living with the tenant in the building as a member of the tenant's family upto the death of the tenant; but if the son and daughter were separate and were not living with a tenant at the time of his death, there appears to be no reason for including them within the definition of the word 'tenant'. In the context, therefore, the proper construction would be that the extended meaning of 'tenant' would be applicable to a surviving spouse, son or daughter who had been living with the tenant at the time of his death. In this view, as admittedly the son who is in Essential Service was not living with the tenant at the time of his death, this contention will have to fail.

2. The second submission by Mr. R.S. Venkatachari is that the Trust who is the respondent is in occupation of the downstairs for non-residential purposes and the petitioners-tenants are occupying the upstairs for residential purposes, and therefore, additional accommodation under Section 10(3)(c) can only be given to the landlord when it requires the building for the purpose for which it is used by the tenants. I do not see any sub restriction in that clause. Section 10(3)(a)(i) and (iii) makes it clear that when a landlord applies to the Controller for an order directing the tenant to put the landlord in possession of the building, he can either ask for possession of residential building under Clause (3)(a)(i) Or non-residential building under Clause 3(a)(iii) and there also, the purpose for which the building could be obtained is made specific, while under Section 10(3)(c), the restrictions that are made applicable to Section 10(3)(a) are not insisted as Section 10(3)(c) provides that notwithstanding anything contained in Clause (a) the landlord can apply to the Controller for an order directing any tenant occupying the, whole or any portion of the remaining part of the building to put the landlord in possession thereof, if he required additional accommodation for residential purposes or for purposes of a business which he is carrying on, as the case may be. In Section 10(3)(c), the building referred to is the entire building and not the building with the restricted meaning i.e., in occupation of the tenant alone or of the landlord alone. The building in this clause would take in the entire building that is in occupation of the landlord as well as the tenant and when the landlord wants additional accommodation, he may either need it for residential or for non residential purposes as long as it is in the same building. Strong reliance was placed on the words 'as the case may be' as indicating that he can apply only for residential or non-residential purposes as referred to in Section 10(3)(a). I am not able to accept this contention for the words are plain enough. The purpose behind the section also appears to be obvious that in the case of additional accommodation, the landlord is given a little more indulgence. On a reading of the sub-section, I would prefer the view taken by this Court in P.I. Kurian v. Government of Tamil Nadu (1972) 85 L.W. 364, rather than the one expressed in Govindan v. Rajagopal Nadar : (1968)2MLJ315 . This point also fails.

3. It was next contended by the learned Counsel for the petitioners that this hardship that is caused to the tenants outweighs the inconvenience to the landlord and urged that the view taken by the Rent Controller should be accepted rather than that of the appellate Court. The appellate Court has given reasons for coming to its conclusion, namely, that the necessity of the landlord is real and that though there may be some inconvenience to the tenants, it cannot be said to outweigh the inconvenience caused to the landlord. I agree with the view taken by the lower Appellate Court. All the points taken by the learned Counsel for the petitioners fail and this petition is dismissed.

4. Taking into consideration that the tenants have been living in the premises for over twenty years and there are two school-going children, the trust itself is generous in granting time to the tenants upto 31st March, 1973. But the learned Counsel for the petitioners pleads for 15 more days as he says that the schools would close only in April. Time is granted till 15th April, 1973. The petitioners-tenants will continue to pay the rent regularly as and when it falls due.


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