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Rasak Ali Alias Rased Ali Mandal and ors. Vs. Hazi Abdul Rasid and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Reported inAIR1926Cal524
AppellantRasak Ali Alias Rased Ali Mandal and ors.
RespondentHazi Abdul Rasid and ors.
Excerpt:
- .....by the defendants and arises out of a suit brought by the plaintiffs for declaration of their 14 annas share in certain immovable properties and also for partition. the plaintiffs' case, shortly stated, was this: the properties in suit belonged originally to two brothers moshim and basiruddin; each had an 8-annas share in the properties. moshim died leaving a widow, atta bibi, a son and a daughter. it appears that in 1881 atta bibi, for herself and as guardian of her two minor children sold a 6-annas share of moshim's property to her brother-in-law basiruddin. basiruddin in his turn sold this 6-annas share purchased by him together with the 8-annas share which belonged to himself in his own right, aggregating to 14-annas share in the properties in suit to one golam nasraf, that.....
Judgment:

Chakravarti, J.

1. This is an appeal by the defendants and arises out of a suit brought by the plaintiffs for declaration of their 14 annas share in certain immovable properties and also for partition. The plaintiffs' case, shortly stated, was this: the properties in suit belonged originally to two brothers Moshim and Basiruddin; each had an 8-annas share in the properties. Moshim died leaving a widow, Atta Bibi, a son and a daughter. It appears that in 1881 Atta Bibi, for herself and as guardian of her two minor children sold a 6-annas share of Moshim's property to her brother-in-law Basiruddin. Basiruddin in his turn sold this 6-annas share purchased by him together with the 8-annas share which belonged to himself in his own right, aggregating to 14-annas share in the properties in suit to one Golam Nasraf, that subsequently Pairannessa Bibi, widow of Basiruddin, executed in 1892 a deed of release in favour of Golam Nasraf renouncing her interest in the properties sold by her husband. Now the plaintiffs' case is that they were in possession, under the purchase of their predecessor, Golam Nasraf, of the property along with the defendants who were the son, widow and the daughter of Moshim jointly to the extent of their 14-annas share. The defendants resisted the claim of the plaintiffs on the ground that the suit, so far as the Properties Nos. 2 and 3 were concerned was not maintainable, because there were other cosharers in whose absence a decree for partition was not maintainable. As regards the other properties the defence was that the plaintiffs' predecessor Golam Nasraf acquired no title to the 6-annas share which was sold by Atta Bibi in the year 1881, because it was pointed out by the defendants that Atta Bibi was not competent as a guardian under the Muhammadan Law to transfer the interest of her minor children in immovable properties inherited by them from their father. The defendants further denied the possession of the plaintiffs, more especially they denied their possession in certain structures known as Dalij and Gohal which stood upon a portion of the properties in suit.

2. The Court of first instance found the plaintiffs' title as claimed and gave a decree for partition of the joint properties with the exception of Plots Nos. 2 and 3.

3. On appeal by the defendants to the District Court the questions which were on behalf of the defendants were that the plaintiffs acquired no title by the conveyance executed by Atta Bibi and that the plaintiffs had not acquired any title by adverse possession to the properties in suit. Now the learned District Judge has found that although the conveyance by Atta Bibi was invalid under the Muhammadan Law the plaintiffs were in possession of 14-annas share in the properties from the time of their predecessor for all those years and had acquired a good title by adverse possession. The learned District Judge held, to quote his own words: 'I am inclined to hold that in the present case there was adequacy, continuity and exclusiveness in the possession of the plaintiff. As stated before the plaintiffs had possession of the share claimed in the property, sometimes khas and some times through tenants continuously for a very long period of time.' The learned Judge in that view affirmed the decree of the trial Court.

4. In this second appeal it was contended by the learned vakil for the appellants that so far as the Dalij and Gohal are concerned no adverse possession was proved because it was admitted that the defendants were in exclusive possession of these structures. Now it appears to me that the passage which I have quoted from the judgment of the learned Judge concludes the contention of the appellants. The plaintiffs were in possession of their-annas share in the properties. If some of the cosharers, which the defendants admittedly were to the extent of 2-annas, were allowed to raise structures on a piece of joint land them such exclusive use could not deprive the plaintiffs of a share in the properties when a general partition was effected. It was pointed out by the learned advocate who appears for the respondents that these structures were raised only about 8 or 9 years before this suit was commenced. The entry of the plaintiffs under their purchase was effected about 30 years before the erection of these structures, and, as I have already pointed out the learned District Judge has found the title in favour of the plaintiffs by adverse possession.

5. Secondly, it was contended by the learned vakil for the appellant that as regards some of the properties there was a want of proper parties. But we do not find that any such question was raised in the lower appellate Court.

6. Then it was lastly contended that the plaintiffs were residents of a different village and the defendants were in possession of what was their ancestral bari in the land. Well, that is a matter which the Commissioner in partition will take note of and it is quite possible that the plaintiffs will have no objection to the defendants getting this site of the house if they get an equivalent land elsewhere. However, that is a matter for the Court when it decides the question of equitable partition between the parties.

7. It seems, therefore, there is no error of law in the judgment of the learned District Judge with which we can interfere.

8. This appeal, therefore, fails and is dismissed with costs.

Cuming, J.

9. I agree.


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