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Maharajah Bahadur Sir Prodyote Kumar Tagore, Kt. Vs. Rakhal Chandra Sarkar and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in5Ind.Cas.243
AppellantMaharajah Bahadur Sir Prodyote Kumar Tagore, Kt.
RespondentRakhal Chandra Sarkar and ors.
Cases ReferredJogeshwar Mazumdar v. Abed Mahomed Sirkar
Excerpt:
patni regulation viii of 1819, section 11 - customary right to cut and appropriate trees--incumbrance--bona fide engagement of patnidar with resident and hereditary cultivator--purchaser at patni sale not entitled, to hold patni free from such right. - .....taluk at a sale held under regulation viii of 1819 to hold the property free from a customary right or right recognised by usage which, has grown up daring the subsistence of the patni and under which occupancy raiyats are entitled to appropriate and convert to their own use such trees as they have the right to cut down. upon the facts found by the court below, the tenants defendants have cut down and appropriated several palm trees which stood on their holdings. they resisted the claim of the landlord petitioner for damages on the ground that they had a customary right not only to cut down but also to appropriate the trees. this they have established by evidence, but it is contended on behalf of the landlord that as this custom came in to existence and gradually developed after the.....
Judgment:

1. The substantial question of law which arises in these Rules is one of some novelty and nicety, and relates to the right of the purchaser of a patni taluk at a sale held under Regulation VIII of 1819 to hold the property free from a customary right or right recognised by usage which, has grown up daring the subsistence of the patni and under which occupancy raiyats are entitled to appropriate and convert to their own use such trees as they have the right to cut down. Upon the facts found by the Court below, the tenants defendants have cut down and appropriated several palm trees which stood on their holdings. They resisted the claim of the landlord petitioner for damages on the ground that they had a customary right not only to cut down but also to appropriate the trees. This they have established by evidence, but it is contended on behalf of the landlord that as this custom came in to existence and gradually developed after the creation of the patni and during its continuance, and as he has purchased the property at a sale for arrears of rent under Regulation VIII of 1819, he is entitled to hold the property in the condition in which it was before the patni was granted, and he is not bound to recognise any customary rights that may have grown up in the interval. It may be added that the origin of the patni is not known, but the plaintiff appears to have made his purchase about sixteen years before the date of the suit and he has recently succeeded in obtaining three decrees for damages against three tenants who had cut down and appropriated trees on their holdings; two of these, however, were consent decrees and the third was obtained ex parte. The Court below has, therefore, rightly treated these instances as insufficient to affect the validity and operation of the custom. The question which now demands investigation is whether this customary right can be successfully asserted by the tenants against the plaintiff. For the solution of this question, it is necessary to examine for a moment the manner of the origin and growth of a customary right of this description.

2. In the case of Palak Dhari Rai v. Manners 23 C. 179, this Court was called upon to consider the nature of the custom or usage by which an occupancy raiyat is entitled to transfer his holding without the consent of his landlord. Reliance was then placed upon a passage from a judgment of the Judicial Committee in Juggomohun Ghose v. Manick Chand 4 W.R. 8 (P.C.) : 7 M.I.A. 263 at p. 282, where their Lordships in dealing with the case of a mercantile usage observed as follows: 'To support such a ground there needs not either the antiquity, the uniformity or the notriety of custom, which in respect of all these becomes local law. The usage may still be in the course of growth; it may require evidence for its support in each case; but in the result it is enough if it appears to he so well-known and acquiesced in that it may be reasonably presumed to have been an ingredient tacitly imported by the parties into their contract.' This passage indicates the mode, if not of the origin, at any rate of the growth of a customary right or right recognised by usage. Substantially the same view has been indicated in other cases of the highest authority. Thus in Arthur v. Bakenham 11 Modern 148 at p. 161, Trevor, C.J., points out that customs owe their origin to common consent and must consequently have been peaceable and acquiesced in and not disputed at law or otherwise, and observes as follows: 'Customs are not to be enlarged beyond the usage; because it is the usage and practice that makes the law in such cases, and not the reason of the thing, for it cannot be said that a custom o is founded on reason, though an unreasonable custom is void; for no reason, even if the highest whatsoever, would make a custom or law, and, therefore, you cannot enlarge such custom by any parity of reasoning, since reason has no part in the making of such custom.' (see also Davis' Abridgement, Chap. XXVI, Article 1, Section 3). If, therefore, customs owe their origin to common consent and because they recommend themselves as expedient to all, by what precise process do they become binding on parties who enter into contractual relations? As Lieghman, C.J., puts it in Stutto v. Dickey 5 Binn. 285, when the custom of a country or of a particular place is established it may enter into the body of a contract without being inserted; both parties are supposed to know it and to be bound by it, unless provision to the contrary is made in the contract.' To the same effect is the judgment of Baron Parke in Hutton v. Warren 1 M.W. 466 : 2 Gale 71 : 1 Tyr. And G. 646 : 5 L.J. Ex. 234, where that learned Judge observes as follows: 'It has long been settled in commercial transactions that evidence of custom and usage is admissible to annex incidents to written contracts in matters with respect to which they are silent.' The same rule has also been applied to contracts in other transact ions in life in which known usages have been established and prevailed and this has been done upon the principle of presumption that in such transactions the parties did not mean to express in writing the whole of the contract by which they intended to be bound but to contract with reference to those known usages.' See also Gibson v. Small 4 H.L.C. 353 at p. 397 : 1 Com. L.R. 363 : 17Jur. 1131, where Baron Parke teats the same principle as applicable to agricultural contracts and the notes to Wiggleswarth v. Dallison 1 Douglas 201, 1 Smith L.C. 545. We start, therefore, with the proposition that agreements founded on consent are the origin of customs; such agreements though at first matters of option, when they are established as custom, cease to be matters of choice and acquire an obligatory element or a binding force. When the custom or usage has become developed and has acquired a binding character, it becomes by implication incorporated into transactions and can no longer be ignored when the rights of the parties thereunder come to be determined. When, therefore, a landlord acquiesces in a certain course of conduct by his tenants, for instance, an appropriation by them of the trees in their holdings, and such acquiescence has led to the growth of a custom or usage which is binding upon him the position of the parties is the same as if the landlord has expressly granted to them a right to appropriate the trees. The question now arises, whether the grant of such right is an encumbrance which is inoperative as against the purchaser of the patni taluk or whether it is a bona, fide engagement with the tenant which is protected by the law.

3. Now it is well settled that property in the trees is by the general law vested in the zemindar. The tenant is entitled to cut down trees, provided there is no local custom to the contrary but he can appropriate the trees when felled, only if such appropriation is sanctioned by local custom. Nafar Chandra Pal Chowdhuri v. Ram Lal Pal 22 C. 742, Naffer Chunder v. Nund Lal 22 C. 751, Sitab Rai v. Dubal Nagesia 6 C.L.J. 218, Kansalia v. Gulabkuar 21A. 297, Ganga Dei v. Badam 30 A. 134 : 5 A.L.J. 99 : 3 M.L.T. 194 : A.W.N. (1908) 51, Ruttonjee Eduljee Shet v. Collector of Thanna 10 W.R. 13 (P.C.) : 11 M.I.A. 295, Honywood v. Honywood L.R. 18 Eq. 306 : 43 L.J. Ch. 652 : 30 L.T. 671 : 22 W.R. 749. Taylor on Landlord and Tenant, Section 351, When, therefore, tenants who have originally no right to appropriate trees which have been felled, are allowed to do so, and this course of dealing is acquiesced in for a length of time and in numerous instances so as ultimately to entitle the tenants to a customary right of appropriation, tacitly incorporated into their contracts, the result is a substantial encroachment upon the rights of the landlord. Can such a right be properly described as an incumbrance within the meaning of Section 11 of Regulation VIII of 1819? That section does not define the term incumbrance but provides that when a patni taluk is sold for arrears of rent it is sold free of all incumbrances that may have accrued upon it by act of the defaulting proprietor, his representatives, or assignees. As instances of incumbrances, we find mentioned in the same section transfers by way of sale, gift or otherwise, mortgages and other limited assignments and also leases created by the holder of the tenure. A customary right of the description mentioned would not be included in any of these specific illustrations. At the same time, it would not be right to treat the instances of incumbrances mentioned in the section as absolutely exhaustive. It becomes necessary, therefore, to examine for a moment the meaning of the term incumbrance. Wharton in his Law Lexicon defines an incumbrance as 'a claim, lien or liability attached to property,' which definition is adopted by Romer, J. in Jones v. Barnett (1899) 1 Ch. 611 at p. 620 : 68 L.J. Ch. 244 : 47 W.R. 493 : 80 L.T. 408. Sweet in his Law Dictionary observes that to encumber land is to create a charge or liability, for example by mortgage, and adds that incumbrances include not only mortgages and other voluntary charges but also liens, lites pendentes, registered judgments and writs of execution. In the Oxford Dictionary, an incumbrace is broadly defined as a burden on property, and reference is made to Bacon's Maxims and Uses, where he speaks of certain acts as collateral incumbrances. In the Encyclopaedia of American and English law, an incumbrance is defined as a burden upon land depreciative of its value such as a lien, easement or a servitude, which, though adverse to the interest of the landowner, does not conflict with his conveyance of the land in fee. Similar definitions are given in the Law Dictionaries by Abbott and Anderson. Bonvier in his Law Dictionary defines an incumbrance as any right to, or interest in land which may subsist in a third person to the diminution of the value of the land and not inconsistent with the passing of the fee in it by a deed of conveyance,' which is taken from the decision in Prescott v. Trueman 4 Mass. 627 : 3 Am. Dec. 249. In Mewment v. Mc Keen 112 Pa. 315 : 4 Atlantic 542, an incumbrance is stated to be a burden or charge on property, a claim or lien on an estate which may diminish it in value, and incumbrances are then divided into two classes, namely, first, such as affect the title to the property, and secondly, such as affect only the physical condition of the property. A mortgage or other lien is a fair illustration of the former, while a public road or right of way is an illustration of the latter. The definitions, which we have quoted above, are comprehensive enough to include a right granted to a stranger to cut and appropriate trees, and there is in fact one Judicial decision Cathcard v. Bowman 5 Barr. 317, where this view has been maintained, a view which has the support of more than one leading text writers (Tiffany on Real Property, Volume II, 906, Jones on Real Property, Vol. I, 755 and Rowle on Covenants of Title, 98).

4. It is obvious that if a right granted to another to cut and appropriate trees on laud is treated as an incumbrance, a customary right which has precisely the same effect may be comprehended in the term incumbrance. Reference may in this connection be made to the decisions in Woomesh Chunder Goopto v. Raj Narain Roy 10 W.R. 15, Khantomoni Dasi v. Bijay Chand 19 C. 787 and Nuffer Chandra Pal Chowdhry v. Rajendra Lal Goswami 25 C. 167, which recognise the doctrine that the title acquired by adverse possession against a putnidar is an incumbrance that has accrued upon the taluk by the act of the defaulting' proprietor. By way of analogy it may well be maintained that a customary right which owes its origin and growth to the acquiescence of the landlord stands on the same footing as a right expressly granted by him, so that if a right to cut and appropriate trees expressly conferred on a stranger be treated as an incumbrance, a customary right of that description may very well be included in the same category. We are consequently not prepared, as at present advised to, overrule the contention that a customary right to cut and appropriate trees may be an incumbrance on the property. But we are of opinion that even if this view be maintained, the plaintiff is not entitled to succeed. The third clause of Section 11 of the Putni Regulations provides that the purchaser shall not be entitled to cancel a bona fide engagement made by the defaulting proprietor with, resident and hereditary cultivators. The cases have been argued before ns on the assumption that the tenants in these cases fall within this description. If the landlord made an engagement with such a tenant that he would be entitled to appropriate the trees in his holding, the purchaser of the patni taluk would, in our opinion, be bound thereby. A customary right in favour of all the tenants by which they are entitled to appropriate the trees would be equally operative against the auction purchaser. It is further obvious that, as pointed out by this Court in Majeram Ojha v. Nilmoney Singh 13 B.L.R. 198 : 21 W.R. 326, the fact that the auction purchaser is the original zemindar who created the patni does not place him in a better position. We must, therefore, hold that treating an engagement with a stranger by which he is authorised to cut and appropriate trees as an incumbrance imposed upon the land by the owner, treating further a customary right of this description, which owes its origin and growth to the acquiescence of the owner, as included in the category of incumbrances, the creation or growth of such right, whether contractual or customary must, in the present instance, be regarded as a bona fide engagement with a resident and hereditary cultivator, which the auction purchaser at the putni sale is not entitled to abrogate.

5. We desire to add that no arguments were addressed to us upon the question of the possible effect of the doctrine of acquiescence upon the position of the plaintiff who has accepted rent from the tenants for sixteen years after his purchase; nor was there any discussion at the bar as to how far the tenants as occupancy raiyats might be protected under the Bengal Tenancy Act. Our judgment, therefore, must not be regarded as a decision upon either of these questions or as an approval by implication of the principle laid down in Jogeshwar Mazumdar v. Abed Mahomed Sirkar 3 C.W.N. 13.

6. The result, is that these Rules must be discharged with costs. We assess the hearing fee at one gold mohur in each case.


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