BANDU DHANAJI AHIRE Vs. CHATURSING PARWATRAO THOKE
LAWS(BOM)-1972-4-4
HIGH COURT OF BOMBAY
Decided on April 25,1972

BANDU DHANAJI AHIRE Appellant
VERSUS
CHATURSING PARWATRAO THOKE Respondents

JUDGEMENT

- (1.) A rather interesting question of interpretation lof Sec 32-O of Bombay Tenancy and Agricultural Lands Act. 1948. in the context of the tenancies created under section 8 of the Maharashtra revenue Patels (Abolition oof Office) Act, 1962 arises in these two petitions under Article 227 of the Constitution of India.
(2.) THE relevant facts may be breiefly stated as follows: the lands in dispute are S. Nos. 140/1 and 4 of village Hingave. Taluka Kalwan. District Nasik. and S. Nos. 126 and 128 of the village. The lands wereoriginally Inam lands class VI-B. Respondentno 1 in the two petitions was the Inamdar. The petitioner in Special Civil Application No. 1011 of 1968 was the tenant of S. Nos. 140/- and 4 of village. Hingave. The petitioner in Special Civil Application No. 1091 of 1968 was the tenant ofd S. Nos. 126 and 128. The Inams were abolished under the Maharashtra Revenue Patels (Abolition odf Office) Act, 1962. with effect from January 1, 1963. It is not dispuuted that the lands were regranted to respondent No. 1 under Section 5 of the Maharashtra revenue Patels (Abolition of Office) Act, 1962. section 8 of the said Act provided:- "8. If any Watan land has been lawfully leased and such lease is subsisting on the appointed day. the provisions of the relevant tenancy law shall appl to the said lease and the rights and liabilities of the holder of such land and his tenant or tenatns shall subject to the provisions of this Part. be governed by the provisions of that law: provided that, for the purpose of application of the provisions of the relevant tenancy law in regard to the compulsory purchase of land by a tenant, the lease shall be deemed to have commenced from the date of the regrant of the land under section 5 or 6 or 9 as the case may be. Explanation:- For the purpose of this section the expression 'land' shall have the same meaning as is assigned to it in the relevant tenancy law".
(3.) THE Agricultural Lands Tribunals and Mamlatdar Kalwan started proceeding under Section 32-G of the Bombay Tenancy and Agriculural Lands Act. 1948 and declared the tenants to be the statutory purchasers were of the said lands as the petitioners were cultivating the lands as tenants for a numberof years, even prior to the tillers' day under the Tenancy Act, i. e. April 1, 1957.;


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