LACHMANDAS BANSILAL RATHOD Vs. ZUMBERLAL SURAJMAL GANDHI
LAWS(BOM)-1972-7-2
HIGH COURT OF BOMBAY
Decided on July 21,1972

LACHMANDAS BANSILAL RATHOD Appellant
VERSUS
ZUMBERLAL SURAJMAL GANDHI Respondents

JUDGEMENT

- (1.) THIS is a tenant's petition under Article 227 of the Constitution of India. which was originally filed as Civil Revision Application No. 557 of 1965 and was allowed to be converted into a Special Civil Application under Article 227 of the Constitution. It is directed against the judgment of the Extra Assistant Judge dated September 17, 1964, decreeing the landlord's claim for arrears of rent to the extent of Rs. 1,933-5-4 though confirming the decree of the trial Court dismissing the plaintiff's suit for possession.
(2.) THE trial Court had dismissed the claim for the said amount on the ground that the tenant had under a registered lease deed (Exhibit 34) dated December 18, 1958 executed by the petitioner in favour of the former owner Balubai Dulichand, paid a sum of Rupees 2,500/- towards the rent of the premises at the rate of Rs. 700/- per annum for four years and had agreed to pay Rs. 300/- at the end of the said period. The trial Court held that the plaintiffs, who purchased the property under the register sale deed dated August 20, 1959 (Ex. 33), were not, therefore, entitled to recover any rent from the petitioner observing as follows : -"the rent note was passed by the Defendant in favour of Shrimati Balubai Dulichand alone. Plaintiff No. 1 Surajmal Kasturchand admits in the cross examination that the Defendant had shown the rent note to him before he had taken the sale deed. He further admits to have gone through the entire rent note. After having realised that the rent note was for a yearly tenancy, he stated that Balubai told him that it was nominal, He however, did not take any writing from Balubai to the effect that it was hollow. From the conduct of the plaintiff it is clear that he knew of the rent note and had purchased the property with full knowledge of it. He thus acquiesced in the tenancy agreement that was entered into between the defendant and Balubai. Now, it is not open for him to say that it is bad since one of the co-owners had taken it. It was also canvassed on behalf of plaintiffs that the rent note is hit by Section 18 of the Rent Act since the rent for more than 3 months was taken in advance, I fail to understand how the rent note is bad as the advance rent was taken. Section 18 states that if the premium or advance rent for more that 3 months is taken then the landlord commits an offence under than section. If the tenant so desires he may take out the necessary action under that section. However, at any rate the plaintiff cannot rely upon that provision to base his case that the lease deed is void. That contention is obviously without substance. In view of this. I hold that the tenant has paid Rs. 2,500/- towards the rent to his then landlady Balubai and he is not a defaulter and at this stage the plaintiffs are not entitled to recover any rent"
(3.) THE learned Assistant Judge set aside the said finding for the reasons stated by him as follows. "before the sale deed he had already paid the rent in advance for the period mentioned in the suit to Balubai and therefore according to him he was not liable to pay rent as claimed from him. But section 50 of the Transfer of property of any immovable property Act excuses payment of rent and profits of any immovable property which means that the rent or profits should have become due. If before they become due, anything is paid in advance to the former landlord, it is simply loan to him and it cannot be taken as a discharge of the rent becoming due after notice of transfer to the defendant. It was a observed in Katha Bhatt V. Chote Lal. AIR 1960 Raj 19. Relying upon Section 50 of the Transfer of property Act. I hold that what was paid by defendant to with the case of appropriation in respect of tenancies the principle that the appropriation can be made notwithstanding the provisions of section 18, as laid down by Gajendragadkar, J. Supports the argument of Mr. Joshi. ;


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