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Mt. Sushila Sundari Choudhurani Vs. Tarak Chandra Roy Choudhuri and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Reported inAIR1927Cal81,97Ind.Cas.489
AppellantMt. Sushila Sundari Choudhurani
RespondentTarak Chandra Roy Choudhuri and ors.
Cases ReferredKhetter Mohan Pal v. Pran Kristo Kabiraj
Excerpt:
- .....interest which tarak had in the property passed to her by virtue of the auction-purchase. in the rent suit by the maharaja of tipperah shyama sundari was made a party. the suit was brought on the basis of a record of rights made under the bengal tenancy act, but shyama sundari was not a party to the proceedings in connexion with the record of rights. in the rent suit, she contended that she was not bound by the proceedings taken in the record of rights.3. on her objection, her name was struck out from the category of defendants in the rent suit and the order of the court was that the rent suit would proceed as if shyama sundari was not made a party. the question is whether under these circumstances the whole tenure passed including the interest of tarak at the auction sale. it is.....
Judgment:

B.B. Ghose, J.

1. These three appeals arise out of three suits for rent. The plaintiff sued for his 15 gandas share of the rent making the co-sharer landlords parties to the suits. The present appeals refer to a question between the contending landlords. Both the Courts below have passed decrees in favour of the plaintiff. The appeals to this Court are preferred by the pro forma Defendant No. 3 one of the co-sharer landlords.

2. The facts are these : A tenure was held by one Gour and certain other persons of whom it is only necessary to name Bhagwan. Gour had 1 anna 10 gandas share. On his death, he left a widow Shyama Sundari and two sons Tarak and Rajani. Each of the sons inherited 15 gandas share of the tenure. Bajani died leaving his mother as his heir. Tarak's 15 gandas share in the property was purchased in execution of a decree against him by a third person and with this share we are not now concerned. Shyama Sundari who inherited Bajani's share died and, after her death Tarak as the next reversioner of Bajani inherited Bajani's 15 gandas share and he is now the plaintiff suing for his share of the rent. The contesting defendants' case is this : The superior landlord the Maharaja of Tipperah brought a suit for rent against Bhagwan and the other tenants under him with regard to the tenure. In that suit, he obtained a decree and, in execution thereof, the tenure was sold. At that sale, the appellant purchased the tenure and her contention is that the interest which Tarak had in the property passed to her by virtue of the auction-purchase. In the rent suit by the Maharaja of Tipperah Shyama Sundari was made a party. The suit was brought on the basis of a record of rights made under the Bengal Tenancy Act, but Shyama Sundari was not a party to the proceedings in connexion with the record of rights. In the rent suit, she contended that she was not bound by the proceedings taken in the record of rights.

3. On her objection, her name was struck out from the category of defendants in the rent suit and the order of the Court was that the rent suit would proceed as if Shyama Sundari was not made a party. The question is whether under these circumstances the whole tenure passed including the interest of Tarak at the auction sale. It is contended on behalf of the appellant that on the death of Gour, his heirs were bound to notify their succession under Section 15 of the Bengal Tenancy Act and, when Shyama Sundari succeeded to the property as the heir of her son Bajani, she was also bound to notify her succession and as she had not done so, the landlord could proceed against the surviving tenants whose names were recorded in his sherista and sell the entire tenure; or, in other words the omission to notify the succession under Section 15 would have this result that the landlord might consider that the only recorded tenants were the co-sharers of Gour and he might bring a suit and sell the entire tenure ignoring the name of Gour. The answer to this contention plainly is that the omission to notify succession to a permanent tenure has only this result as provided by Section 16 of the Act, that the person succeeding to the tenure shall not be entitled to recover by a suit or any other proceedings any rent payable to him by the Subordinate tenants. The omission does not affect his interest in the tenure in any other way. The landlord, however, it may be conceded, is entitled to sell the tenure in execution of a rent decree against his recorded tenants; but, if one of the recorded tenants is dead, he cannot by omitting his name in a suit. brought for the rent of the tenure affect the interest of the heirs of the deceased tenant. The landlord must do one of two things. He must proceed either against the recorded tenants or against the real tenants who are in actual occupation of the tenure.

4. It does not stand to principle that the right of a person should be affected by a decree obtained against third persons unless it is allowed by any law. No authority or enactment has been brought to our notice under which the right of an absent party can be so affected by a decree. It is true it was laid down in the case of Khetter Mohan Pal v. Pran Kristo Kabiraj [1898] 3 C.W.N. 371 that it is the duty of a person succeeding to a permanent tenure to notify the landlord about his succession. But that observation was made in a suit for rent where it was contended that the suit was defective and should be dismissed because the heir of the deceased person had not been made a party. It has held in that case that the suit was not defective and it is quite in accordance with the principle laid down by a Pull Bench of this Court. That case is an authority for the proposition that in execution of a decree obtained, the rights of the absent heirs of a deceased person should be affected. I think, therefore, on principle it must be held that the interest of Shyama Sundari did not pass by the sale in execution of a rent decree obtained by the superior landlord - the Maharaja of Tipperah.

5. It was contended as a last resort by Babti Brojo Lai Chakravarty who appeared for the defendant-appellant in these appeals that the fact that Shyama Sundari omitted to notify her succession to the landlord showed that she allowed her other co-sharers to represent her in the sherista of the landlord. The answer to that contention is that the question whether or not certaion persons were held out as representatives of in these cases there is no ground for supposing that Shyama Sundari allowed her co-sharers to represent her because she was not made a party to the rent suit and she objected that she was not bound by any proceeding under the record of rights which was taken in her absence. On that ground her name was removed form the category of defendants. The appeals, therefore, fail and are dismissed with costs.

Graham, J.

6. I agree.


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