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Madhu Sudan Saha Chaudhuri and ors. Vs. Debendra Nath Sarkar - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in66Ind.Cas.200
AppellantMadhu Sudan Saha Chaudhuri and ors.
RespondentDebendra Nath Sarkar
Excerpt:
landlord and tenant - creation of intermediate tenure between putnidar and dur-patnidar, validity of--suit by assignee of rent, maintainability of. - 1. there is nothing in the policy of the law or custom of the country to prevent the creation of an intermediate tenure between a putndar and a dur-puinidar. it is immaterial what name is given to it. the plaintiff sued in the character of an intermediate tenure-holder and he was merely an assignee of the rent. we do not see why a suit should not lie at his instance to recover rent from the dur-putnidar. we accordingly dismiss this appeal with costs, one gold mohur.
Judgment:

1. There is nothing in the policy of the law or custom of the country to prevent the creation of an intermediate tenure between a putndar and a dur-puinidar. It is immaterial what name is given to it. The plaintiff sued in the character of an intermediate tenure-holder and he was merely an assignee of the rent. We do not see why a suit should not lie at his instance to recover rent from the dur-putnidar. We accordingly dismiss this appeal with costs, one gold mohur.


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