ARDHENDU BHUSHAN HALDAR JUGAL KISHORE PAUL BHARAT CHANDRA GHOSH Vs. GANGAMONI MONDAL:GUNADHAR PAUL:NIRMALA GHOSH:SRABANI RANI GHOSH:BABULALDUTTA :NIHAR NALINI HALDAR:GADADHAR PAL:KAMALA PRASADPATESERIA
LAWS(SC)-1990-9-36
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on September 18,1990

ARDHENDU BHUSHAN HALDAR,JUGAL KISHORE PAUL,BHARAT CHANDRA GHOSH,SHIBOO RANI GHOSH,KAMALA KANT MISHRA,JAGANNATH BURMAN,BAIDYANATH GHOSE,UMASASHINANDI Appellant
VERSUS
GANGAMONI MONDAL,GUNADHAR PAUL,NIRMALA GHOSH,SRABANI RANI GHOSH,BABULALDUTTA,NIHAR NALINI HALDAR,GADADHAR PAL,KAMALA PRASADPATESERIA Respondents


Referred Judgements :-

SHIBSANKAR NANDY VS. PRABARTAK SINGH [APPROVED]



Cited Judgements :-

MANOJ JHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2003-6-12] [REFERRED TO]


JUDGEMENT

Ranganathan, J. - (1.)All these cases involve a common point which has been decided by a Full Bench of the Calcutta High Court reported as Madan Mohan Ghosh v. Shishu Bala Atta, AIR 1972 Cal 502. Civil Appeal No. 626/ 75 is a direct appeal from the judgment of the Full Bench in one of the batch of cases dealt with therein. In the other cases, the High Court has decided the matter by following the Full Bench decision and that is the subject-matter of appeal before this Court. Basically, the question is whether the right of pre-emption conferred on co-sharers under the Bengal Tenancy Act, 1885 (hereinafter referred to as 'the Tenancy Act'), is available to the holders after their interests in the holding have vested in the Government under the West Bengal Estates Acquisition Act, 1953 (hereinafter referred to as 'the 1953 Act'). This question has been answered by the Full Bench (Coram:A.K. Mukherjea, Sabyasachi Mukharji and M.M. Dutt, JJ.) in the negative and it is the correctness of this conclusion that is assailed in these proceedings.
(2.)To provide a factual background it may be sufficient to set out the brief facts in C.A. No. 626/75. The respondent, Smt. Gangamoni Mondal, purchased, on 29-1-1983, the suit property being land measuring about 15 acres. She excavated a portion of the land, filled up other portions of it, constructed a small structure thereon and started living there from 1964. About three years and five months after her purchase, Ardhendu Bhusan Halder, the predecessor-in-interest of the appellants, made an application for pre-emption under S. 26-F of the Tenancy Act. His case was that he was a co-sharer of the holding which comprised the land purchased by the respondent. The holding was previously a Raiyati Mokarari interest and it has vested in the State under the provisions of the 1953 Act. The case of the respondent was that, though the predecessor-in-interest of the appellant and her vendor were the joint holders of the property in question, the right of pre-emption available to the co-sharer had ceased with the coming into force of the 1953 Act. The pre-emption application was allowed by the learned Munsif and his order was confirmed by the learned Additional District Judge. The respondent moved the High Court in revision. The matter came up for hearing before the two learned Judges of the Calcutta High Court who referred the matter to the Full Bench. The question, as already stated, was answered by the Full Bench in the negative with the result that the application for pre-emption stood dismissed. Hence the appeal before us.
(3.)The other appeals before us also involve the same point but there are some differences. We shall refer to these aspects later, to the extent necessary.
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