Skip to content


The Madura Municipal Council Through Its Chairmanl, R.V. Ramachari Vs. Veeranna Kone - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in16Ind.Cas.890
AppellantThe Madura Municipal Council Through Its Chairmanl, R.V. Ramachari
RespondentVeeranna Kone
Cases ReferredRaman Chetty v. Municipal Council of Kumbakonam
Excerpt:
madras district muncipalities act (iv of 1881), section 45 - sale of right to sell articles at stall in municipal marhet--defendant's failure to pay lease deposit--suit for damages, maintainability of. - 1. this case is on all fours with raman chetty v. municipal council of kumbakonam 30 m.l 290 : m.l.t. 294 with which we agree. we mast, therefore, hold that the contract between the municipality and the defendant, not being in accordance with the provisions of section 45 of act iv of 1884, the suit is not maintainable, and that the defendants' enjoyment of the benefit of the contract for three months does not affect the applicability of the section.2. the petition is dismissed.
Judgment:

1. This case is on all fours with Raman Chetty v. Municipal Council of Kumbakonam 30 M.L 290 : M.L.T. 294 with which we agree. We mast, therefore, hold that the contract between the Municipality and the defendant, not being in accordance with the provisions of Section 45 of Act IV of 1884, the suit is not maintainable, and that the defendants' enjoyment of the benefit of the contract for three months does not affect the applicability of the section.

2. The petition is dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //