JOGES CHANDRA PAL Vs. BUDHRAM LOHAR
LAWS(GAU)-1951-11-8
HIGH COURT OF GAUHATI
Decided on November 13,1951

Joges Chandra Pal Appellant
VERSUS
Budhram Lohar Respondents

JUDGEMENT

Thadani, C.J. - (1.) THIS is an application made under Article 227 of the Constitution of India inviting our powers of supervision in respect of an order dated 30 -6 -51, passed by the learned Deputy Commissioner, Cachar, upon an appeal from an order passed by the learned Extra Assistant Commissioner of Cachar on 16 -4 -51. The order dated 16th April 1951 arose out of an order dated 2 -3 -1951 passed by the same E. A. C.
(2.) THE main ground upon which our supervision is sought is that the learned Deputy Commissioner had no jurisdiction to set aside the order dated 2 -3 -51 when no appeal was preferred from that order, the appeal having been preferred against the order of the learned E. A. C. dated 16 -4 -51. The proceedings in question were brought under the Assam Adhiar Protection and Regulation Act, 1948 (Act 12 of 1948) at the instance of the landlord under Section 5 of the Act. In due course the landlord applicant obtained an order which may be likened to a decree on 2nd March 1951; subsequently, he obtained another ex parts order on 16 -4 -51.
(3.) THE learned D. C. apparently entertained the appeal in respect of both the orders although no appeal had been filed from the order dated 2 -3 -51 by reason of the second ground taken in the memorandum of appeal, namely that the appellant did not receive any summons before the order was passed ex parte in the case. It is true that the second ground on the face of it refers to the order dated 16 -4 -51, but the learned D. C. apparently did not regard it so, for, he refers to the provisions of Section 5 and Art, 164, Limitation Act. Apart from the learned D. C.'s reference to Article 164, the learned D. C. has referred to the circumstances in which the order dated 2nd March 1951 was passed by the E. A. C. From the contents of the order passed by the learned D. C., we think that he treated the memorandum of appeal not only as an appeal against the order dated 10th April 1951, but also as an appeal against the order dated 2nd March 1951.;


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