THAKUR KESARI SINGH Vs. STATE OF RAJASTHAN
LAWS(SC)-1960-10-24
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on October 19,1960

THAKUR KESARI SINGH Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

- (1.)The appellant was the Jagirdar of Thikana Rakhi in the Marwar (Jodhpur) area of the State of Rajasthan. Within Thikana Rakhi was the village of Khakharki. The appellant had a number of tenants under him in the village who paid rent on the basis of a certain share of the produce of the land held.
(2.)There was an Act in force in the Marwar area called the Marwar Tenancy Act of 1949, hereafter referred to as the Tenancy Act, which had been passed by His Highness the Maharaja of Jodhpur before the integration of the State of Jodhpur in the State of Rajasthan. That Act now stands repealed but we are concerned with a period when it was in force. Section 78 of that Act provides that when rent is payable by a division of the produce or is based on an estimate or appraisement of the standing crop, the landlord or the tenant may apply to the Tahsildar for making the division, estimate or appraisement, when this could not be done amicably. Section 79 of the Tenancy Act lays down the procedure to be followed at the hearing of such an application and provides that any amount found due as rent by the Tahsildar on that application shall have the effect of a decree for arrears of rent.
(3.)On October 31, 1950, the appellant who had some difficulty in realising the rent from his tenants in village Khakharki, made an application under S. 78 of the Tenancy Act to the Tahsildar, Merta, within which the village Khakharki was situate. Before this application was finally disposed of the Government of Rajasthan issued a Notification under S. 85 of the Tenancy Act which is set out below :
Jaipur, February 22, 1951, No. F. 4(74) Rev./1/51.- Whereas it has been made to appear that the cultivators of the villages mentioned in the Schedule below have refused to pay rent to the persons entitled to collect the same;

Now, therefore, in exercise of the power conferred by sub-sec. (1) of S. 85 of the Marwar Tenancy Act, 1949 (No. XXXIX of 1949) the Government of Rajasthan is pleased to declare that such rents may be recovered as arrears of land revenue.

By order of

His Highness The Rajpramukh,

H. D. Ujwal

Secretary to the

Government of Rajasthan,

Revenue Department.

This Notification was published in the Official Gazette on March 3, 1951, and one of the villages mentioned in the Schedule to it, was Khakharki. In view of the Notification, the appellant became entitled under S. 85, the terms of which will be set out later, to have the rents due to him from the tenants of Khakharki realised as arrears of land revenue. Accordingly, on March 9, 1951, he filed an application under that section in the Court of the Collector, Nagaur, within whose jurisdiction lay the village of Khakharki for recovery as arrears of land revenue of the rents due to him for 1950-51 from those tenants of Khakharki who had refused to pay them. Subsequently, on March 26, 1951, the appellant's application under S. 78 of the Tenancy Act was dismissed for reasons which it is not necessary for the purpose of this appeal to state.

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