LIFE INSURANCE CORPORATION OF INDIA Vs. INDIA AUTOMOBILES AND CO
LAWS(SC)-1990-8-34
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on August 01,1990

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
INDIA AUTOMOBILES AND COMPANY Respondents





Cited Judgements :-

SONI VS. K NAGESWARA RAO [LAWS(APH)-1991-1-3] [FOLLOWED ON]
A JALAIAH VS. P CHANDRASEKHAR RAO [LAWS(APH)-1993-4-61] [REFERRED TO]
MIRZA BASHARATH ALI KHAN VS. P JAGANNATH RAO [LAWS(APH)-2011-2-1] [REFERRED TO]
BADRUDDIN MOHAMEDALLY VS. T AND B DEHGANWALA ESTATE [LAWS(MAD)-1991-10-29] [REFERRED TO]
SUBBIAH PANNAIYAR VS. SHANMUGAVELAYUDHAM [LAWS(MAD)-1996-8-76] [REFERRED TO]
MONOJIT NAG CHOWDHURY VS. SAPTAPARNI CO OPERATIVE HOUSING SOCIETY [LAWS(CAL)-2010-5-10] [REFERRED TO]
NARAYAN MURTI VS. THANKAMMA SEBASTIAN [LAWS(KER)-2005-5-1] [REFERRED TO]
SUMATI NAIK VS. DILIP FATARPEKAR [LAWS(BOM)-1998-11-102] [REFERRED TO]
K BHUVANESH VS. RAKMAN BIBI [LAWS(MAD)-2006-7-120] [REFERRED TO]
DEEPAK KUMAR VERMA VS. RAM SWAMP SINGH [LAWS(PAT)-1991-4-19] [REFERRED TO]
ASHOK KUMAR VS. MOTI RAM [LAWS(P&H)-2007-10-36] [REFERRED TO]
S. Vinod Kumar S/o Sri N. Sohanlal VS. Sri S.N. Shivanna S/o. C. Nagappa and S. Shekar S/o. M. Ganeshan [LAWS(KAR)-2010-11-96] [REFERRED TO]
PRAKASH CHAND PAPRIWAL VS. PRADEEP KUMAR VAID [LAWS(RAJ)-2014-10-6] [REFERRED TO]
K BALARAJ @ K BALAJI VS. S KANNAN [LAWS(KAR)-2015-1-249] [REFERRED TO]
S SARASWATHI VS. Y LAXMINARAYANA [LAWS(APH)-2004-9-183] [REFERRED TO]
STATE OF ORISSA VS. BHANU MALI DEAD NURPA BEWA [LAWS(ORI)-1996-3-15] [REFERRED TO]
LABANGALATA PANDA VS. STATE OF ORISSA [LAWS(ORI)-2001-11-12] [REFERRED TO]
HINDUSTAN MOTORS LTD VS. MOTORS [LAWS(MPH)-2009-2-38] [REFERRED TO]
INDUREKHA CHOWDHURY VS. SAPTAPARNI CO OPERATIVE HOUSING SOCIETY [LAWS(CAL)-2010-5-66] [REFERRED TO]
MRIGAN MAITY VS. DARIDRA BANDHAB BHANDAR [LAWS(CAL)-2011-9-75] [REFERRED TO]
BHARATHI VS. VINOD S SIVASUDHA [LAWS(KER)-2007-10-7] [REFERRED TO]
PUKHRAJ MOHANLAL VYAS VS. SANMITRA NAGRI SAHAKARI PATA SANSTHA LIMITED [LAWS(BOM)-2007-1-38] [REFERRED TO]
GIRIRAJ PRASAD @ GIRIRAJ SHARAN VS. BABULAL KASERA [LAWS(RAJ)-2011-7-82] [REFERRED TO]
M. SHANTHILAL JAIN VS. M. UGAMRAJ JAIN [LAWS(KAR)-2015-3-52] [REFERRED TO]
S THANAGAPPAN VS. P PADMAVATHY [LAWS(SC)-1999-8-127] [REFERRED]
RANBIR SINGH VS. ASHARFI LAL [LAWS(SC)-1995-9-78] [REFERRED TO]
MAYA DEVI VS. STATE OF U P [LAWS(ALL)-2012-1-46] [REFERRED TO]
ROSHAN MINOO PATEL VS. UNION OF INDIA [LAWS(APH)-2011-7-67] [REFERRED TO]
SREE COMPUTECH BANGALORE VS. K B KRISHNA [LAWS(KAR)-2010-4-72] [REFERRED TO]
R CHANDRASEKARAN VS. S KARTHIK [LAWS(MAD)-2012-4-87] [REFERRED TO]
RAMJI GUPTA VS. GOPI KRISHAN AGRAWAL [LAWS(SC)-2013-4-52] [REFERRED TO]
HAFIZULLAH S/O LATE SHEIKH BARKATULLAH VS. PURAN CHAND JAIN S/O LATE SHEIKHAR CHAND JAIN [LAWS(MPH)-2013-7-43] [REFERRED TO]
EEDI ANJALI DEVI VS. CHANGANTIPATI LAKSHMINARAYANA [LAWS(APH)-2013-8-18] [REFERRED TO]
TRIBHUVANSHANKAR VS. AMRUTLAL [LAWS(SC)-2013-11-12] [REFERRED TO]
R. CHANDRASEKARAN VS. S. KARTHIK & OTHERS [LAWS(MAD)-2012-3-472] [REFERRED TO]
ANNAPUREDDY RANDAVA SAMBAIAH VS. ANNAPUREDDY KOTAMMA AND ORS. [LAWS(APH)-2014-8-128] [REFERRED TO]
SHAHI JAMIA MOSQUE MANAGING COMMITTEE VS. DESHMUKH AKBAR BASHA KHAN [LAWS(APH)-2015-3-124] [REFERRED TO]
SABER VS. RAFIUNNISA BEGUM [LAWS(APH)-2015-10-38] [REFERRED TO]
MRIGAN MAITY AND ORS. VS. DARIDRA BANDHAB BHANDAR AND ANR. [LAWS(CAL)-2011-9-203] [REFERRED TO]
SMT. PRABHATAI WD/O SHANKARRAO BODHANKAR VS. M/S. CHIMOTE & SONS [LAWS(BOM)-2016-8-115] [REFERRED TO]
NARESH AGRAWAL AND ORS VS. MAHADEV GUPTA [LAWS(CHH)-2010-3-64] [REFERRED]
ABHAY SINGH VS. RAMESHWAR AND OTHERS [LAWS(P&H)-2015-8-617] [REFERRED]
VADAKKATH VALAPPIL MAMMIKUTTY HAJIS CHILDREN MUHAMMAD HAJI AND OTHERS VS. MOONAMKUTTY VALAPPIL KALLIANI AMMAS CHILDREN KUNHUNNI NAIR AND OTHERS [LAWS(KER)-1992-12-39] [REFERRED TO]
PRAVAKAR SAHOO VS. STATE OF ORISSA [LAWS(ORI)-2017-9-33] [REFERRED TO]
PREM CHAND AGARWALA VS. SECRETARY TO GOVT OF ORISSA & OTHERS [LAWS(ORI)-2017-8-39] [REFERRED TO]
PRAVURAM DAS @ KAR VS. STATE OF ORISSA AND ANOTHER [LAWS(ORI)-2017-2-47] [REFERRED TO]
DASARATHI PANIGRAHI VS. STATE OF ORISSA AND ANOTHER [LAWS(ORI)-2017-7-106] [REFERRED TO]
S GANGA RAO VS. STATE OF ORISSA [LAWS(ORI)-2017-9-78] [REFERRED TO]
KRUSHNA CHANDRA MALLIK (DEAD) & OTHERS VS. MEHAMUD KHATUN & OTHERS [LAWS(ORI)-2018-5-14] [REFERRED TO]
RUPA RAM MALI VS. SAKHA RAM KUMHAR [LAWS(RAJ)-2018-7-190] [REFERRED TO]
PANCHU ROUT VS. GOVERNMENT OF ORISSA & OTHERS [LAWS(ORI)-2019-3-22] [REFERRED TO]
PANCHU ROUT VS. GOVERNMENT OF ORISSA & OTHERS [LAWS(ORI)-2019-3-25] [REFERRED TO]
HASSAN NIZAMUDDIN DIED VS. KHANQAHEAMEENA MAHBOOB SOCIETY [LAWS(TLNG)-2019-7-67] [REFERRED TO]
K. NAGARAJAN VS. RENGANATHAN @ THANGAM (DIED) [LAWS(MAD)-2019-9-531] [REFERRED TO]
ELIA EUFEMIA EREMITA DSILVA VS. ANIL SADA CHARI [LAWS(BOM)-2021-2-100] [REFERRED TO]


JUDGEMENT

Ranganathan, J. - (1.)A very interesting question comes up for consideration in this appeal. The question to be ultimately decided falls within a very narrow compass but it is necessary to set out the facts leading'to the present appeal at some length.
(2.)The property, which is the subject matter of the present dispute, originallyformed part of an extent of land situated on Mount Road, Madras, bearing doors Nos. 2, and 3 and measuring 41 grounds and 2005 sq. ft. It belonged to several co-owners. These co-owners had leased out the properties under two lease deeds in favour of M/s. India Automobiles, which was then the sole proprietary concern of one of themselves, Ganshyamdas Girdhardas (G.G.), but was converted subsequently, in 1961, into a partnership concern of G.G. and his four sons. The firmand its partners are hereinafter compendiously referred to as 'the tenants'. The first lease (Ext. P-1) was dated 22-9-1947 and related to Door No. 2 (Item No. 1 in Schedule A to the plaint). This was a property comprising of an area of 4 grounds and 151 square feet with certain buildings thereon. The rent for the premises was Rs. 150/- per month. The second lease deed (Ext. P-2), dated 3-10-1947, relating to Door No. 3 (Item 2 in Schedule A to the plaint) covered an area. of 8700 sq. ft. and some building thereon. The rent as per lease deed was Rs. 200/- per month.
(3.)On 30-7-1953, all the co-owners of the property (including G. G.) sold the property to the United India Life Assurance Company and the New Guardian of India Life Insurance Company Ltd. In 1956, the Life Insurance Corporation of India (LIC) stepped into the shoes of these two insurance companies and became the owner of the property.
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