AJIT SINGH SUNDER SINGH Vs. DHANJISHAW J POONAWALLA
LAWS(BOM)-1972-11-14
HIGH COURT OF BOMBAY
Decided on November 20,1972

Ajit Singh Sunder Singh Appellant
VERSUS
Dhanjishaw J Poonawalla Respondents

JUDGEMENT

- (1.) Original defendant No. 2 challenges the validity of the order of eviction passed against him by the Court of Small Causes at Bombay and confirmed by the Appellate Bench in appeal. Respondent No. 1, hereinafter referred to as the plaintiff, instituted the said suit under the provisions of the Bombay Rents, Hotel and Lodging House Rates Control Act, 1947, hereinafter referred to as "the Rent Act of 1947" for possession of Flat Nos. 20, 21, 22 and 23 on the fifth floor of the building known as Marina House situate at 5, New Marine Lines, Bombay, on December 17, 1959. The plaintiff had purchased the entire property, including the said flats in the year 1945, when these flats were occupied by original defendant No. 1. Eviction was sought on the ground of arrears of rent, unlawful sub-letting and unlawful assignment and also on the ground of raising a permanent structure in contravention of Section 108(c) of the Transfer of Property Act and also the agreement of lease, rendering themselves liable to eviction. Defendant No. 1 remained ex parte. Defendant No. 2 claimed to be the lawful sub-tenant of flat No. 20 from defendant No. 1 with effect from November 1, 1947. Defendant No. 3 claimed to be lawful assignee of all the four flats from defendant No. 1 with effect from November 11, 1949 and alleged that defendant No. 2 was his lodger. Defendant No. 2 claimed to have paid entire arrears of rent of defendant No. 1, through defendant No. 3 as the agent of defendant No. 1. The allegation as to the unlawful erection of permanent structure was denied by the defendants.
(2.) Issues were framed and evidence was led. By his judgment dated January 17, 1962 the trial Judge passed a decree for eviction. On separate appeals by defendant No. 2 and defendant No. 3, the said decree was confirmed on April 18, 1967. I am informed at the Bar that defendant No. 3's Special Civil Application to this Court against these orders was summarily rejected and these orders of eviction as against defendant Nos. 1 and 3 in regard to Flat Nos. 20, 21, 22 and 23 have now become final.
(3.) The trial Judge and the Appellate Bench have held that defendant No. 2 was not a lawful sub-tenant. It is unnecessary to refer to pleadings of and findings recorded against other defendants, as in the event of reversal of this finding, defendant No. 2 would be entitled to the possession of Flat No. 20 as lawful sub-tenant in his own right and adverse findings against defendant No. 1 or defendant No. 3 even with regard to flat No. 20 cannot affect the protection available to him under the Rent Act of 1947 to such lawful sub-tenant. Both the Courts concurrently absolved defendant No. 2 from the allegation about raising unauthorised structures, though defendant No. 3 was found guilty of the same. When this matter came up for hearing before me on April 21, 1971, I noticed that issue No. 1 was not happily worded and was misleading to a certain extent. Averments made by the plaintiff and defendant No. 2 really raised two questions - firstly, whether in fact defendant No. 2 was inducted in the flat as the sub-tenant ? His sub-tenancy was not admitted by the plaintiff. The plaint only referred to his claim to be the sub-tenant. The second question was as to the legality of such sub-tenancy. By my order dated April 21, 1971, I remitted an additional issue as follows for finding, after giving opportunity to the parties to lead evidence : "Whether defendant No. 2 proves that he was occupying flat No. 20 as sub-tenant from 14th November 1947 ?" By mistake, instead of the date November 1, 1947, November 14 has crept in the issue. Both the Courts have now certified their findings on the issue, concurrently holding that defendant No. 2 was inducted in flat No. 20 by defendant No. 1 on November 1, 1947 as his sub-tenant. This finding is supported by several pieces of evidence and circumstances. Mr. Abhyankar could not demonstrate to me how the finding can be said to have been vitiated by any error of law. I will, therefore, have to proceed in this case on the basis that defendant No. 2 has been proved to be a sub-tenant of flat No. 20 and the only question that survives is as to its lawfulness which has a bearing on defendant No. 2's claim to protection under Section 14 and other provisions of the Rent Act of 1947 brought into force with effect from February 13, 1948.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.