Skip to content


Afatoolla Sirdar Vs. Dwarka Nath Moitry and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal814
AppellantAfatoolla Sirdar
RespondentDwarka Nath Moitry and ors.
Excerpt:
growing crops - under-tenure, what passes at sale of. - jackson, j.1. it is not stated that evidence was given of any special custom in this point.2. the sale of the tenure would apparently pass all that was growing upon the land, unless the growing crops were excepted by the notification of sale, or else a custom was proved that the outgoing ryot should have the crops, subject to a payment for use and occupation of the land while they remained on the ground. if such a custom with tender of the proper amount was proved, the plaintiff might be entitled to recover, but otherwise he would not appear to have laid the foundation for a claim of damages, as the defendant merely cut down crops growing on his own land.
Judgment:

Jackson, J.

1. It is not stated that evidence was given of any special custom in this point.

2. The sale of the tenure would apparently pass all that was growing upon the land, unless the growing crops were excepted by the notification of sale, or else a custom was proved that the outgoing ryot should have the crops, subject to a payment for use and occupation of the land while they remained on the ground. If such a custom with tender of the proper amount was proved, the plaintiff might be entitled to recover, but otherwise he would not appear to have laid the foundation for a claim of damages, as the defendant merely cut down crops growing on his own land.


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