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Rajeshwar Pershad Singh Vs. Burta Koer - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in(1894)ILR21Cal807
AppellantRajeshwar Pershad Singh
RespondentBurta Koer
Excerpt:
bengal tenancy act (viii of 1885), section 158--application for enhancement of rent when no settlement proceedings are in operation. - .....section 104 (2), in the course of which a settlement officer has power to enhance or reduce a tenant's rent. this is quite true, but when settlement proceedings are going on, the jurisdiction of the civil court is in abeyance (see section 111 a), so that no enhancement suit can then be instituted, and hence it is that the settlement officer is empowered to alter a tenant's rent. but an application under section 158 does not oust the jurisdiction of the civil court in respect of the alteration of a tenant's rent. it, therefore, seems to us that if a landlord seeks to enhance his tenant's rent when no settlement proceedings are going on, must institute a suit for the purpose, and cannot do so by means of an application under section 158.4. we accordingly dismiss this appeal with costs.
Judgment:

Ameer Ali and Rampini, JJ.

1. This is a case under Section 158 of the Bengal Tenancy Act. The plaintiffs are the landlords, and they apply for the determination of the incidents of the defendant's tenancy.

2. The only point raised before as in this appeal is that the lower Courts, in determining the rent payable by the defendant, have not fixed that rent in accordance with the rates paid for similar lands in the vicinity, but have calculated it at the rates hitherto paid by the defendant. In short, the objection is that the Courts below have not enhanced the defendant's rent. We, however, think the lower Courts are right. Section 158 (d) lays down that a Court dealing with an application under Section 158 is to determine the rent payable by the tenant 'at the time of the application.' It, therefore, could not have been intended that in a case under this section the Court should pass a decree for enhancement which can ordinarily only take effect from the beginning of the agricultural year, next following, or from that of the year next but one following, the year in which the decree was passed.

3. It has been said that when no settlement proceedings are going on, an application under Section 158 takes the place of an application under Section 104 (2), in the course of which a Settlement Officer has power to enhance or reduce a tenant's rent. This is quite true, but when settlement proceedings are going on, the jurisdiction of the Civil Court is in abeyance (see Section 111 a), so that no enhancement suit can then be instituted, and hence it is that the Settlement Officer is empowered to alter a tenant's rent. But an application under Section 158 does not oust the jurisdiction of the Civil Court in respect of the alteration of a tenant's rent. It, therefore, seems to us that if a landlord seeks to enhance his tenant's rent when no settlement proceedings are going on, must institute a suit for the purpose, and cannot do so by means of an application under Section 158.

4. We accordingly dismiss this appeal with costs.


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