KILAPARTI APPALANARASAMMA Vs. COMMISSIONER, MUNICIPAL COUNCIL AND ANR.
LAWS(MAD)-1944-11-8
HIGH COURT OF MADRAS
Decided on November 09,1944

KILAPARTI APPALANARASAMMA Appellant
VERSUS
Commissioner, Municipal Council And Anr. Respondents

JUDGEMENT

Alfred Henry Lionel Leach, C.J. - (1.) ON the 21st June, 1937, the Municipal Commissioner of Vizagapatam served upon the plaintiff a notice to remove within seven days a tiled house, pial and steps which it was said encroached upon " municipal land," by which was meant a public street. The plaintiff denied that there was any encroachment, but as he feared that the municipality would carry out its threat to remove the alleged obstruction if he did not comply with the notice, he filed in the Court of the District Munsiff of Vizagapatam the suit which has given rise to this appeal. He asked for a declaration that the site marked A, B, C and D on the plan attached to the plaint belonged to him and for the issue of a permanent injunction restraining the municipality from removing the structures on the land. The municipality was made the sole defendant. The Municipal Commissioner, on its behalf, pleaded that the Government was a necessary party and as the result the Provincial" Government, represented by the Collector of Vizagapatam, was added as the second defendant.
(2.) THE plaintiff did not agree with the municipality 's contention that the Government was a necessary party and insisted on an issue being framed on this question. It was framed and the District Munsiff decided that the municipality was right in requiring the Government to be brought in. When the Government had been made a party, the municipality raised the plea that the suit was bad because the notice required by Section 80 of the Code of Civil Procedure had not been given to the Government. Notice had' not been given. It also denied the plaintiff's claim that the structures rested entirely on his own land. The Provincial Government adopted the contention of the municipality. The District Munsiff held that as the Government had been made a party to the suit after its institution notice under, Section 80 was not required. On the merits he also found for the plaintiff for whom he gave a decree as prayed. Both the defendants appealed to the Court of the Subordinate Judge, who disagreed with the District Munsiff on the question whether notice was necessary under Section 80; but he agreed with him that the Government was not a necessary party. He further agreed that the structures which the municipality wished to demolish stood entirely on the plaintiff's own land. Consequently he dismissed the municipality's appeal with costs and allowed the Government's appeal with costs. The municipality then appealed to this Court. The appeal was heard by Happell, J., who allowed it. The learned Judge considered that the Government was a necessary party to the suit and as notice had not been served in accordance with the provisions of Section 80 the suit was not maintainable. He gave, however, a certificate under Clause 15 of the Letters Patent which has permitted the plaintiff to file the present appeal. If the Government were a necessary party to the suit, that is, necessary in order that the relief claimed by the plaintiff might be effective, undoubtedly the suit could not proceed. The failure to comply with the requirements of Section 80 would be fatal. The question whether notice was necessary when the Government' was added as a defendant after the institution of a suit was considered by this Court in Chidambaram Chettiar v. The Municipal Council, Karaikudi, Appeal 12(6 of 1941, and reference to the judgment in that case has been made by Happell, J. There it was accepted that the Government was a necessary party if effective relief were £0 be given; but the facts in that case were very different from the facts in the present case and we have no hesitation in holding that here the Government is not a necessary party. Happell, J.
(3.) BASED his opinion that the Government was a necessary party on the provisions of Section 61 of the Madras District Municipalities Act, 1920, and Section 2 of the Madras Land Encroachment Act, 1905. Section 61 of the former Act vests in a municipality all public streets. Sub -section (2) of Section 2 of the latter Act says that all public roads and streets vested in a local authority shall for the purposes of the Act, be deemed to be Crown property. The Encroachment Act was passed in order to provide measures for checking unauthorised occupation of lands which are Crown property. If the plaintiff's building had encroached on a public street vested in the municipality, it might be - -it is not necessary to decide the question - -that the Government would have to be made a party in order to give the relief claimed by the plaintiff, but the District Munsiff and the Subordinate Judge have held that there was in fact no encroachment and this finding of the Subordinate Judge, being one of fact, is conclusive.;


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