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Municipal Council Represented by the Chairman Vs. Pratath Bavu Devussi and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in92Ind.Cas.18
AppellantMunicipal Council Represented by the Chairman
RespondentPratath Bavu Devussi and anr.
Cases Referred and Govinda Pillai v. Taluk Board
Excerpt:
madras district municipalities act (v of 1884), section 261 - suit against municipal council for declaration of title to land--notice, whether necessary--madras survey and boundaries act (iv of 1897), section 13, applicability of--dispute as to boundaries, absence of--adverse possession--sweeping land, effect of. - .....informing the plaintiff that he had no right to the property and that he should establish his right by a suit. in that view i do not think this is a case which can come under section 261 of the district municipalities act. in this connection i may refer to president of the taluk board, sivaganga v. narayanan 10 m. 317 : 3 m.l.j. 12 : 5 tnd. dec. 928 and also syeed ameer sahib v. venkatarama 5 ind. dec. 913 and govinda pillai v. taluk board, kombakonam 4 ind. cas. 32 : 19 m.l.j. 333 : 4 m. l.t. 209.3. the next objection is that the suit is (sic) by limitation by reason of the provisions of section 13 of the survey and boundaries act. in order to apply the provisions of this section, it is necessary to show that there was a dispute before the boundary was settled or an appeal.....
Judgment:

Phillips, J.

1. This is an appeal against a decree declaring plaintiff's right to certain land in Cochin Municipality. The District Judge has found that the land is used as a right of way, that it belongs to the plaintiff and that recently the Municipality interfered with his possession and that consequently he is entitled to the declaration sued for.

2. The main objection taken is that no notice of this suit was given to the Municipality under Section 261 of the District Municipalities (sic) of 1884 but inasmuch as this is a suit for declaration of title to immoveable property, it is difficult to see how it can be treated as a suit 'on account of any act done by the Municipal Council.' No doubt in the plaint, the cause of action is stated to be the putting and beating of gravel on the plaint site but if one looks into the facts it appears that the plaint has not been accurately drafted and the real cause of action is the notice sent by the defendant informing the plaintiff that he had no right to the property and that he should establish his right by a suit. In that view I do not think this is a case which can come under Section 261 of the District Municipalities Act. In this connection I may refer to President of the Taluk Board, Sivaganga v. Narayanan 10 M. 317 : 3 M.L.J. 12 : 5 Tnd. Dec. 928 and also Syeed Ameer Sahib v. Venkatarama 5 Ind. Dec. 913 and Govinda Pillai v. Taluk Board, Kombakonam 4 Ind. Cas. 32 : 19 M.L.J. 333 : 4 M. L.T. 209.

3. The next objection is that the suit is (sic) by limitation by reason of the provisions of Section 13 of the Survey and Boundaries Act. In order to apply the provisions of this section, it is necessary to show that there was a dispute before the boundary was settled or an appeal preferred from the settlement of the boundary. In face it means that when there has been a dispute between the parties as to a certain boundary line and that dispute has been settled by a competent officer, that decision is binding and can only be set aside, by taking appropriate steps within a certain time. In the present case there does not appear to have been any dispute at all. In fact the District Judge finds that notice of the settlement of the boundary is not proved to have been served upon the plaintiff. This objection must also fail.

4. The District Judge has found that the property belongs to the plaintiff and that the only act of adverse possession by the, Munich pal Council has been the act of sweeping the land occasionally and that cannot be said to be adverse possession as against the real owner. There is no other reason for not accepting his finding in accordance with which his decree is right.

5. The appeal is, therefore, dismissed with costs.


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