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Hon'ble Raja Reshee Case Law Vs. Satish Chandra Paul (10.08.1921 - CALHC) - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1922Cal123,64Ind.Cas.774
AppellantHon'ble Raja Reshee Case Law
RespondentSatish Chandra Paul
Cases ReferredRam Narain Singh v. Chota Nagpur Banking Association
Excerpt:
bengal tenancy act (viii of 1885), section 7 - enhancement of rent--rent fixed in perpetuity by contract--lease, construction of--permanent lease--premium, absence of. - .....on the tenant to establish that the landlord is precluded from exercising the right to enhance rent by a contract binding on him. fortunately we have in this case the contract of tenancy, dated the 3rd september 1861, which governs the rights of the parties. the document was written in oriya character, possibly by a half literate scribe. the document states that the tenant, the grantee, would pay the thica mokra rent of rs. 10-12 annas at the rate of 4 annas per bigha and 4 annas for ialkar rent of bichagora tank; in all rs. 11. there has been some discussion at the bar as to the meaning of the expression thica mokra. we feel no doubt that the word thica was used to indicate the creation of a tenancy and that the word written as mokra by the oriya scribe is in reality mokaruri,.....
Judgment:

1. This is an appeal by the landlord in a proceeding under Section 105 of the Bengal Tenancy Act, for enhancement of rent. The tenant pleaded that the rent was fixed in perpetuity, and this contention has been accepted by both the Courts below.

2. On the present appeal, stress has been laid upon the observation of Sir James Colvile in Bamasoondery Dassyah v. Radhika Chowdhrain 13 M.I.A. 248 : 13 W.R.P.C. 11 : 4 B.L.R. P.C. 8 : 2 Suth. P.C.J. 293 : 2 Sar. P.C.J. 524 : 20 E. R.544 that a suit to enhance rent proceeds on the presumption that a Zemindar holding under the perpetual settlement has the right, from time to time, to raise the rents of all the rent paying lands within his Zemindary, according to the Purgannah or current rates, unless either he is precluded from the exercise of that right by a contract binding on him, or the lands in question can be brought within one of the exemptions recognised by Bengal Regulation VIII of 1793. Let it be conceded that the burden thus lies on the tenant to establish that the landlord is precluded from exercising the right to enhance rent by a contract binding on him. Fortunately we have in this case the contract of tenancy, dated the 3rd September 1861, which governs the rights of the parties. The document was written in Oriya character, possibly by a half literate scribe. The document states that the tenant, the grantee, would pay the thica mokra rent of Rs. 10-12 annas at the rate of 4 annas per bigha and 4 annas for ialkar rent of Bichagora tank; in all Rs. 11. There has been some discussion at the Bar as to the meaning of the expression thica mokra. We feel no doubt that the word thica was used to indicate the creation of a tenancy and that the word written as mokra by the Oriya scribe is in reality mokaruri, indicating that the rent was fixed in perpetuity. There can be no question that although no premium was paid, the tenancy was permanent, as the grantee was authorised to cultivate from generation to generation. But reference has been made by the appellant to the decision in Ram Narain Singh v. Chota Nagpur Banking Association 38 Ind. Cas. 321 : 43 C. 332, where it was stated that a substantial premium for a lease is one of the surest indications of its permanent character; it does not follow however, that the absence of evidence to show payment of premium is one of the surest indications that the grant is not permanent. We need not thus place reliance upon the clause which provides that there should be no payment over and above the rent, because this may have reference to illegal exactions. The document taken as a whole indicates, in our opinion, that under this contract of tenancy, the rent was fixed in perpetuity and that the application for enhancement has been rightly dismissed.

3. The appeal is dismissed with costs.


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