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Manofi Pattuk Vs. NaraIn Mahton - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal489
AppellantManofi Pattuk
RespondentNaraIn Mahton
Excerpt:
bengal tenancy act (viii of 1885) section 153 (a) - appeal from decree in rent suit under rs. 100. - pigot, j.1. in this case we agree with the decision come to by mr. justice mitter, and mr. justice macpherson, and referred to in the order of reference; and in answer to the question put to this bench, we think that the words 'amount of rent annually payable by a tenant' occurring in section 153 of the bengal tenancy act include the case of rent payable by a tenant to one of the co-sharer landlords who collects his rent separately.
Judgment:

Pigot, J.

1. In this case we agree with the decision come to by Mr. Justice Mitter, and Mr. Justice Macpherson, and referred to in the order of reference; and in answer to the question put to this Bench, we think that the words 'amount of rent annually payable by a tenant' occurring in Section 153 of the Bengal Tenancy Act include the case of rent payable by a tenant to one of the co-sharer landlords who collects his rent separately.


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