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N. Ramakrishna Aiyar Vs. Seetharama Iyer - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in15Ind.Cas.294
AppellantN. Ramakrishna Aiyar
RespondentSeetharama Iyer
Cases ReferredCorporation of Birmingham v. Allen
Excerpt:
easement - right of support--temporary structure, whether entitled to right of support--injunction to restrain interference with right of support--actual damage, proof of--whether necessary. - securitisation & reconstruction of financial assets & enforcement of security interest act, 2002 [c.a. no. 54/2002]section 17; power of tribunal to impose condition relating to deposit for grant of stay of auction held, there is no specific provision made under section 17 of securitisation act or under any other provisions of the said act empowering the tribunal to pass any interim order. but under sub-section (12) of section 19 of the recovery of debts due to banks and financial institutions act, 1993, the tribunal has been empowered to pass various interim orders. if sub-section (7) of section 17..........parapet wall c. d. the suit is, inter alia, to restrain the defendant from interfering with his right of support. both the lower courts have found that the plaintiff has been in enjoyment of the right of support for more than the period prescribed in section 15 of the easements act. the plaintiff has been given a decree restraining the defendant from interfering with the plaintiff's right of support.2. two points have been argued in this second appeal. the first is that the shed is only a temporary one and not permanently attached to plaintiff's house and that no right of support can be claimed for such a structure. but this contention why not raised in the lower court. the point of contest there was as to how long the shed had been in existence and not the nature of the shed. it was.....
Judgment:

1. In this case the plaintiff and defendant purchased adjacent houses. The wall between the two houses belongs to the defendant. The plaintiff has an upstair shed in his house which is supported on one side by the defendant's parapet wall C. D. The suit is, inter alia, to restrain the defendant from interfering with his right of support. Both the lower Courts have found that the plaintiff has been in enjoyment of the right of support for more than the period prescribed in Section 15 of the Easements Act. The plaintiff has been given a decree restraining the defendant from interfering with the plaintiff's right of support.

2. Two points have been argued in this second appeal. The first is that the shed is only a temporary one and not permanently attached to plaintiff's house and that no right of support can be claimed for such a structure. But this contention why not raised in the lower Court. The point of contest there was as to how long the shed had been in existence and not the nature of the shed. It was not contended there that the shed should not be regarded as a permanent one from its very nature. Maberly v. Dowson 5 L.J. K.B. 261 relied on for the appellant, is really of no use to him. In that case,' which related to the right to light and air, it was found that the structure in question was only of a temporary nature. But here, as already pointed out, no such contention was raised. As a matter of fact, the shed seems to be of a permanent character with walls on three sides. It is, however, unnecessary to decide that point as it was not properly raised in the lower Courts.

3. The next contention is that as the defendant has not deprived the plaintiff of his support and as the plaintiff has sustained no damage by any act done by the defendant, the plaintiff has no cause of action and the decision in Backhouse v. Bonami 9 H.L.C. 503 : 31 L.J.Q.B. 181 : 7 Jur. 809 : 4 L.T. 754 : 9 W.R. 769 is relied on. That case related to interference with the natural right of support but not to disturbance of a right to support as an easement. The distinction between the two classes of cases is pointed out in Backhouse v. Bonomi 9 H.L.C. 503 : 31 L.J.Q.B. 181 : 7 Jur. (n.s.) 809 : 4 L.T. 754 : 9 W.R. 769 by Lord Wensleydale at' 513; see also Goddard on Easements, page 401, 4th Edition. Moreover, it was held, in Corporation of Birmingham v. Allen 6 Ch. D. 284 : 46 L.J. Ch. 673 : 37 L.T. 207 : 25. W.R. 810 that actual damage is not necessary to entitle a person having the right to support to an injunction and the rule requiring damage was applicable only to an action for damages. The reason for holding that actual damage is necessary to sustain a suit for damages, where a natural right of support from the soil of an adjoining owner has been infringed, does not seem to be applicable where the disturbance is of a right by easement to superficial support.

4. The next question raised is whether the plaintiff is entitled to an injunction requiring the defendant to re-build the cornice pulled down by him in F. A. marked in the plan. The cornice was admittedly on the defendant's side and an appurtenance to his wall. The District Munsif disallowed the injunction on the ground that plaintiff failed to prove that any damage was caused to him. The District Judge has not really reversed that finding. He merely says that it is defendant's wall that is likely to suffer but if it does, it will cause much harm to plaintiff's house and little to defendants.' It is admitted that there is no evidence on record that the wall is likely to suffer by the removal of the cornice. We set aside the District Judge's decree in so far as it modifes that of the Munsif and restore the Munsif's decree. The parties will bear their respective costs in this and in the lower Appellate Court.


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