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Lakshmi Kanta Hazra Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1919)ILR46Cal825
AppellantLakshmi Kanta Hazra
RespondentEmperor
Cases ReferredRamnath Pandit v. Emperor
Excerpt:
embankment - addition to embankment--proof of notification and due publication thereof--failure to comply with the prescribed mode of publication--effect of failure--' existing embankment' meaning of--lease by collector, before the passing of the act, giving power to erect and repair embankments--application of the act to such lease--removal of unauthorized addition to an embankment--bengal embankment act (ii of 1882), sections 6, 76(b), 79 and 80. - .....secondly, because the petitioner holds the land under a lease from the government requiring him to erect embankments and maintain them; thirdly, because the petitioner being an occupancy raiyat has statutory rights under the bengal tenancy act which include the right to erect, or add to an embankment; and fourthly, because it is said an 'existing embankment,' within the meaning of the act, is an embankment which existed at the date of the notification under section 6.3. we are of opinion that the conviction cannot be successfully attacked in revision on any of these grounds.4. as to the notification under section 6, the point does not appear to have been raised in the trial court. it was probably well, known there that such a notification had been issued, and that it included the tract.....
Judgment:

Richardson and shams-ul-Huda, JJ.

1. The petitioner in this case has been convicted under Section 76(b) of the Bengal Embankment Act (Act II of 1882) on the ground that, within an area included in a prohibitory notification issued under Section 6 of the Act, be had, without the previous permission of the Collector, added to an existing embankment. For this offence he has been sentenced to pay a fine of Rs. 50. An order has also been made under Section 79 directing him to remove the added portion of the embankment.

2. It is contended on his behalf by his learned Counsel that the conviction is bad:--first, because there is no proof on the record that a notification covering the land, on which the embankment stands, was issued under Section 6; secondly, because the petitioner holds the land under a lease from the Government requiring him to erect embankments and maintain them; thirdly, because the petitioner being an occupancy raiyat has statutory rights under the Bengal Tenancy Act which include the right to erect, or add to an embankment; and fourthly, because it is said an 'existing embankment,' within the meaning of the Act, is an embankment which existed at the date of the notification under Section 6.

3. We are of opinion that the conviction cannot be successfully attacked in revision on any of these grounds.

4. As to the notification under Section 6, the point does not appear to have been raised in the trial Court. It was probably well, known there that such a notification had been issued, and that it included the tract in the district of Midnapore in which the petitioner's land is situated. The Government Gazette containing the notification was produced by Mr. Orr at the hearing before us. It was. issued many years ago and presumably it was published in the manner provided by Section 80. In any case the last clause of Section 6 is clearly directory and not mandatory: Brindabun Ghose v. Emperor (1902) 7 C.W.N. 286. The case of Goverdhan Sinha v. Queen-Empress (1885) I.L.R. 11 Calc. 570 contains no express decision that the last clause of Section 6 is mandatory, and on another point has been overruled by the decision of the Full Bench in Ajodhya Nath Koila v. Raj Krishio Bhar (1902) I.L.R. 30 Cal. 481.

5. The petitioner's lease is a registered-document bearing date the year 1877. It is sought to use it in two ways. It is argued, firstly, that the lease amounts to a previous permission by the Collector to erect, or add to embankments; secondly, it is argued that if the lease conferred a right to erect, or add to embankments, there are no words in the Embankment Act which either expressly or by necessary implication deprive the petitioner of this right. Now the stipulation in the lease relating to embankments, 'you will erect embankments and repair them' looks more like a burden or duty cast upon the tenant than a privilege. But apart from that, the Act by Clause (b) of Section 76 prohibits in the notified area the erecting, or adding to, an embankment without the previous permission of the Collector, and we are of opinion that to that extent the lease is superseded by the Act. The permission contemplated by the clause is clearly a permission directed specially to the projected embankment or projected addition. If the lease be regarded as a general permission to erect or add to embankments it would defeat the object of the prohibition. The land is in the coastal area of Midnapore which is liable to floods. There is great danger that a tenant or occupier, in endeavouring to protect his own land, may by diverting the flood-water injure his neighbours. The restriction, therefore, is beneficial to the body of tenants as a whole. It is a legislative adoption for the purpose in view, of the maxim 'sic utere tuo ut alienum non Icedas'.

6. In such a case no question of compensation arises. The right of each individual to make embankments is not taken away but regulated for the good, of the whole community concerned. The individual benefits by the restriction imposed on his neighbours. It is said that we ought not to give the Act a retrospective effect. But in the case of a measure, designed as this is, to protect the common interest, that is not necessarily a valid objection. According, to the construction suggested on the petitioner's behalf, the object of the measure would be defeated and great mischief might ensue. The true answer, however, is that, an Act which regulates the future exercise of an existing right cannot properly be described as retrospective. Such Acts are passed every day.

7. As to the Tenancy Act, our attention was invited to such general provisions as those contained in Section 23 and in that part of Chapter IX which deals with 'Improvements'. These general provisions do not repeal the Embankment Act. The principle applies, 'generalia specialities non derogant'.

8. The last ground taken, that the petitioner did not add to an 'existing' embankment, because there is nothing to show that the embankment in question existed at the date of the notification under Section 6, is also untenable. An 'existing' embankment means an embankment existing when the addition is made. If authority be required, reference may be made to the case of Ramnath Pandit v. Emperor (1911) I.L.R. 38 Calc. 413.

9. The petitioner's application must be dismissed.

10. We have also before us a Reference made by the Sessions Judge, under Section 438 of the Criminal Procedure Code, recommending that, in the circumstances, the order made under Section 79 be set aside and the fine imposed on the petitioner be reduced. There is nothing to show that in this particular case the addition made to the embankment was injurious to anyone, and the trying Magistrate gives no reasons in support of his order for its removal. We agree with the learned Sessions Judge, and accordingly set aside the order under Section 79, and reduce the fine from Rs. 50 to Rs. 1. The balance of the fine, if paid, must be refunded.


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