LAKHAPATI DEBI JAISWAL Vs. BHAGATI PRESSING CO
LAWS(CAL)-1983-7-3
HIGH COURT OF CALCUTTA
Decided on July 21,1983

LAKHAPATI DEBI JAISWAL Appellant
VERSUS
BHAGATI PRESSING CO Respondents

JUDGEMENT

- (1.) THIS Rule arises out of an application under Section 115 of the Code of Civil Procedure and is directed against Order No. 74 dated 19. 7. 82 passed by the Munsif, 2nd additional Court, Howrah, in Money suit No. 30 of 1978, holding that he had the jurisdiction to try the suit and answering the issue of jurisdiction in favour of the plaintiff. The defendant has come up to this Court by way of revision under section 115 of the Code of Civil Procedure challenging the validity of the said order on the ground that the Court wrongly assumed jurisdiction or in other words, had no jurisdiction to answer the issue in favour of the plaintiff in view of Section 19 of the Calcutta thika Tenancy (Acquisition and Regulation) Act, 1981.
(2.) SECTION 19 of the said Act provides: "all proceedings including appeals and all proceedings in execution or orders passed in proceedings including appeals under the Calcutta Thika tenancy act, 1949, pending on the 19th day of july, 1978, for the ejectment of thika tenants and Bharatias shall stand abated with effect from the 19th day of July, 1978, as if such proceedings, appeals or execution proceedings had never been made. "
(3.) MR. Ganguly, learned Counsel appearing in support of the Rule contends that in view of that Section 19 the learned Munsif had no jurisdiction because all proceedings including appeals must abate in view of the amended provision of the Thika Tenancy Act. His main contention is that after the amendment the state Government has become the landlord and as no provision has been made with regard to the recovery of arrears of rent from the erstwhile Thika tenants it can be safely assumed that the taw does not permit any civil proceeding for recovery of the rent, even arrears.;


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