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Srimati Abeda Khatun and ors. Vs. Majubali Chowdhury and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1921Cal455,59Ind.Cas.760
AppellantSrimati Abeda Khatun and ors.
RespondentMajubali Chowdhury and ors.
Cases Referred and Kamini Suniari Chowdhurani v. Abdul Halim Moulvi
Excerpt:
bengal tenancy act (viii b.c. of 1885), sections 105 and 109 - application under section 105, nature of--dismissal for default, effect of--jurisdiction of civil court to entertain claim made subsequent to application. - .....of the rent of the tenure, on the grounds that the rent payable was lower than the prevailing rate of rent; that the defendants had made considerable profit out of the property; that the fertility of the soil had considerably increased; that, the price of the staple food-crops had advanced, and that there was an increase of area. on the 9th june 1909, the agent for the plaintiffs appeared and stated that the plaintiffs did not wish to prosecute the proceeding under section 105. thereupon, the proceeding was dismissed for non prosecution. the tenants-appellants contend that the plaintiffs cannot now in view, of the provisions of section 109, put forward a claim for enhancement on the ground of increase of area, which is one of the grounds mentioned in the proceeding under section.....
Judgment:

Ashutosh Mookerjee, Acting C.J.

1. This is an appeal by the tenants defendants in a suit for enhancement of rent of a tenure and for recovery of rent at the enhanced rate.

2. The Court of first instance refused the claim for enhancement and made a decree for arrears at the existing rate.

3. Upon appeal the Subordinate Judge has granted an enhancement and made a decree for arrears at the enhanced rate.

4. In support of the present appeal, it has been contended that the claim for enhancement was not maintainable, in view of the provisions of Section 109 of the Bengal Tenancy Act. In our opinion, this contention is well founded.

5. Section 109 provides as follows, 'subject to the provisions of Section 109A. (which relates to appeals from decisions of Revenue Officers), a Civil Court shall not entertain any application or suit concerning any matter which is or has already been the subject of an application made, suit instituted or proceedings taken under Sections 105 to 108 (both inclusive).' It appears that on the 14th May 1907 the plaintiffs made an application under Section 105 for enhancement of the rent of the tenure, on the grounds that the rent payable was lower than the prevailing rate of rent; that the defendants had made considerable profit out of the property; that the fertility of the soil had considerably increased; that, the price of the staple food-crops had advanced, and that there was an increase of area. On the 9th June 1909, the agent for the plaintiffs appeared and stated that the plaintiffs did not wish to prosecute the proceeding under Section 105. Thereupon, the proceeding was dismissed for non prosecution. The tenants-appellants contend that the plaintiffs cannot now in view, of the provisions of Section 109, put forward a claim for enhancement on the ground of increase of area, which is one of the grounds mentioned in the proceeding under Section 105. In our opinion, there is no answer to this contention.

6. On behalf of the respondents reliance, however, has been planed upon the decisions of this Court, in Chiodith v. Tulsi Singh 18 Ind. Cas. 130: 40 C 428 : 17 C.W.N. 187. and Kamini Suniari Chowdhurani v. Abdul Halim Moulvi 47 Ind. Cas. 420 : 28 C.L.J. 254. In those cases, applications had been made under Section 105 of the Bengal Tenancy Act and subsequently withdrawn without liberty reserved to make fresh applications. This Court held that an application made under Section 105 of the Bengal Tenancy Act but withdrawn was to be treated as one never made. In our opinion, those cases are clearly distinguishable, even if we assume that they were correctly decided. An application which has been made, whether it is withdrawn or whether it is dismissed for non prosecution, is nevertheless an application made within the meaning of the provisions of Section 109. We are clearly of opinion that the provisions of that section should be strictly enforced and not whittled down, as appears to be the effect of the two decisions mentioned. In any event, so far as the present case is concerned, there can be no doubt that the Civil Court has been invited to entertain a suit concerning a matter, namely, a claim for enhancement of rent on the ground of an increase in area, which was the subject of an application previously made under Section 105 of the Bengal Tenancy Act. Consequently, Section 109 is an effective bar to the claim.

7. The result is, that this appeal is allowed, the decree of the Subordinate Judge set aside, and that of the Court of first instance restored with costs both here and before the Subordinate Judge.

Ernest Fletcher, J.

8. I agree.


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