Skip to content


RahimoddIn Mollah and ors. Vs. Nirod Barani Debi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1924Cal1036
AppellantRahimoddIn Mollah and ors.
RespondentNirod Barani Debi
Cases ReferredKade Mandul v. Ahadali Molla
Excerpt:
- .....jurisdiction to try a suit for recovery of a share of the produce payable by a bargadar which is a suit for rent. this question was not raised by the defendant in the court below and it has not been noticed in the judgment of that court.3. it is, however, contended by the learned vakil for the petitioner that the plaintiff herself in her plaint states that the defendant was entered in the record-of-rights as bargadar and in possession as bargadar; that these go to show that the defendant had some sort of a tenancy right and that, unless he had such a right, he would not be recorded in the record-of-rights.4. it appears that the defendant pleaded in his written statement (in more places than one) that he was not a bargadar, but that he held at a money rent.5. this case comes from the.....
Judgment:

N.R. Chatterjee, J.

1. This Rule is directed against a decree passed by a Court of Small Causes in a suit for recovery of price of half the produce of land against the defendant as a Bargadar.

2. The only contention raised is that the Small Cause Court had no jurisdiction to try a suit for recovery of a share of the produce payable by a Bargadar which is a suit for rent. This question was not raised by the defendant in the Court below and it has not been noticed in the judgment of that Court.

3. It is, however, contended by the learned Vakil for the petitioner that the plaintiff herself in her plaint states that the defendant was entered in the record-of-rights as Bargadar and in possession as Bargadar; that these go to show that the defendant had some sort of a tenancy right and that, unless he had such a right, he would not be recorded in the record-of-rights.

4. It appears that the defendant pleaded in his written statement (in more places than one) that he was not a Bargadar, but that he held at a money rent.

5. This case comes from the District of Pabna, and in the order of Reference in the case of Kade Mandul v. Ahadali Molla (1910) 14 C.W.N. 620 which also came from the same district, it is stated. 'The term Bargadar in this District is ordinarily understood to mean a cultivator, who, under the terms of his contract, is a servant or a labourer under the holder of the land. The plaintiff holds the land as a tenant. The defendant is a Bargadar under the plaintiff. If there was anything in the terms of the contract between the parties which would make the defendant a tenant, it was the duty of the defendant to prove those terms.

6. The defendant, however, though he denied that he was a Bargadar, never set. up that Bargadar was a tenant.

7. It is contended by the learned vakil for the petitioner that the only question raised in the suit was whether the plaintiff was entitled to half the produce of the land or money rent, and the contention that a Bargadar is a tenant was not therefore raised in the written statement. But, the fact that it was not raised seems to be due to the fact that Bargadar is a term, which is well understood in the District as not applicable to a tenant. In any case the question (which involves a consideration of the terms of the contract between the parties and other matters) not having been raised in the Court below and no evidence having been gone into on the point should not be allowed to be raised here in revision.

8. In these circumstances this Rule is discharged. I make no order as to costs.


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