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Bassider Ruhman Khondkhar and anr. Vs. Rajendronath Mookhopadhya - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in(1877)ILR2Cal147
AppellantBassider Ruhman Khondkhar and anr.
RespondentRajendronath Mookhopadhya
Excerpt:
landlord and tenant - notice to quit--suit for ejectment--procedure. - richard garth, c.j.1. we are of opinion that, in the case of a ryot of the class specified in the question referred to us,--i.e., a ryot whose tenancy can only be determined by a reasonable notice to quit expiring at the end of the year,--the ryot can claim to have a suit for ejectment brought against him by his landlord dismissed on the ground that he has had no such notice.
Judgment:

Richard Garth, C.J.

1. We are of opinion that, in the case of a ryot of the class specified in the question referred to us,--i.e., a ryot whose tenancy can only be determined by a reasonable notice to quit expiring at the end of the year,--the ryot can claim to have a suit for ejectment brought against him by his landlord dismissed on the ground that he has had no such notice.


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