SHARAD SUBRAMANYAN Vs. SOUMI MAZUMDAR
LAWS(SC)-2006-4-41
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on April 28,2006

SHARAD SUBRAMANYAN Appellant
VERSUS
SOUMI MAZUMDAR Respondents





Cited Judgements :-

MANOJ KUMAR VS. MATHRA DASS AND OTHERS [LAWS(HPH)-2016-8-120] [REFERRED TO]
MANOJ KUMAR VS. MATHRA DASS AND OTHERS [LAWS(HPH)-2016-8-120] [REFERRED TO]
SITA CHAUDHRY VS. VERINDER SINGH [LAWS(DLH)-2022-7-28] [REFERRED TO]
SITA CHAUDHRY VS. VERINDER SINGH [LAWS(DLH)-2022-7-28] [REFERRED TO]
KRISHNA SANKAR MIRJANKAR VS. VASANTALATA KOIVI VIMALANAND MIRJANKAR [LAWS(KAR)-2014-1-40] [REFERRED TO]
KRISHNA SANKAR MIRJANKAR VS. VASANTALATA KOIVI VIMALANAND MIRJANKAR [LAWS(KAR)-2014-1-40] [REFERRED TO]
BAKERAO RANGARAO ULHA VS. RAMKRISHNA RAJARAM KSHIRSAGAR [LAWS(BOM)-2008-10-126] [REFERRED TO]
BAKERAO RANGARAO ULHA VS. RAMKRISHNA RAJARAM KSHIRSAGAR [LAWS(BOM)-2008-10-126] [REFERRED TO]
YARLAGADDA TULASAMMA VS. YARLAGADDA PARDHASARADHI VENKATA SURYANARAYANA [LAWS(APH)-2008-12-109] [REFERRED TO]
YARLAGADDA TULASAMMA VS. YARLAGADDA PARDHASARADHI VENKATA SURYANARAYANA [LAWS(APH)-2008-12-109] [REFERRED TO]
JETHU RAM VS. BHIMU [LAWS(HPH)-2019-5-116] [REFERRED TO]
JETHU RAM VS. BHIMU [LAWS(HPH)-2019-5-116] [REFERRED TO]
K.KARAI GOWDER VS. G.SIDDAN [LAWS(MAD)-2013-11-85] [REFERRED TO]
K.KARAI GOWDER VS. G.SIDDAN [LAWS(MAD)-2013-11-85] [REFERRED TO]
UMRAO DEVI ALIAS AMRAO DEVI VS. HULAS MAL [LAWS(RAJ)-2014-3-154] [REFERRED TO]
UMRAO DEVI ALIAS AMRAO DEVI VS. HULAS MAL [LAWS(RAJ)-2014-3-154] [REFERRED TO]
T SIVAGNANAM VS. MUTHU BACKIALAKSMANI ALIAS CHELLAN [LAWS(MAD)-2007-5-3] [REFERRED TO]
T SIVAGNANAM VS. MUTHU BACKIALAKSMANI ALIAS CHELLAN [LAWS(MAD)-2007-5-3] [REFERRED TO]
JUPUDY PARDHA SARATHY VS. PENTAPATI RAMA KRISHNA & ORS [LAWS(SC)-2015-11-7] [REFERRED TO]
JUPUDY PARDHA SARATHY VS. PENTAPATI RAMA KRISHNA & ORS [LAWS(SC)-2015-11-7] [REFERRED TO]
RAMJI GUPTA VS. GOPI KRISHAN AGRAWAL [LAWS(SC)-2013-4-52] [REFERRED TO]
RAMJI GUPTA VS. GOPI KRISHAN AGRAWAL [LAWS(SC)-2013-4-52] [REFERRED TO]
SADHU SINGH VS. GURDWARA SAHIB NARIKE [LAWS(SC)-2006-9-40] [REFERRED TO]
SADHU SINGH VS. GURDWARA SAHIB NARIKE [LAWS(SC)-2006-9-40] [REFERRED TO]
G RAMA VS. T G SESHAGIRI RAO [LAWS(SC)-2008-7-42] [REFERRED TO]
G RAMA VS. T G SESHAGIRI RAO [LAWS(SC)-2008-7-42] [REFERRED TO]
G RAMA VS. T G SESHAGIRI RAO [LAWS(SC)-2008-7-42] [REFERRED TO]
G RAMA VS. T G SESHAGIRI RAO [LAWS(SC)-2008-7-42] [REFERRED TO]
LATHIKA KARTHIKEYAN VS. G S LEELA [LAWS(KER)-2011-3-360] [REFERRED TO]
LATHIKA KARTHIKEYAN VS. G S LEELA [LAWS(KER)-2011-3-360] [REFERRED TO]
DHAREPPA GURUPADAPPA DESHTHOT AND ORS. VS. SHANKAR SIDDAPPA HOLIKAMMANAVAR AND ORS. [LAWS(KAR)-2020-3-171] [REFERRED TO]
DHAREPPA GURUPADAPPA DESHTHOT AND ORS. VS. SHANKAR SIDDAPPA HOLIKAMMANAVAR AND ORS. [LAWS(KAR)-2020-3-171] [REFERRED TO]
RANVIR DEWAN VS. RASHMI KHANNA [LAWS(DLH)-2013-10-159] [REFERRED TO]
RANVIR DEWAN VS. RASHMI KHANNA [LAWS(DLH)-2013-10-159] [REFERRED TO]
T K SUBHAS VS. KAMALA BAI [LAWS(APH)-2008-3-49] [REFERRED TO]
T K SUBHAS VS. KAMALA BAI [LAWS(APH)-2008-3-49] [REFERRED TO]
PENTAPATI SUBBA RAO VS. JUPUDY PARDHA SARATHY [LAWS(APH)-2006-9-159] [REFERRED TO]
PENTAPATI SUBBA RAO VS. JUPUDY PARDHA SARATHY [LAWS(APH)-2006-9-159] [REFERRED TO]
PARAMJIT ANAND VS. MOHAN LAL ANAND [LAWS(DLH)-2018-4-25] [REFERRED TO]
PARAMJIT ANAND VS. MOHAN LAL ANAND [LAWS(DLH)-2018-4-25] [REFERRED TO]
RAMRAO NILKANTHRAO PATIL VS. DHONDAJI @ RAMESH [LAWS(BOM)-2014-4-135] [REFERRED TO]
RAMRAO NILKANTHRAO PATIL VS. DHONDAJI @ RAMESH [LAWS(BOM)-2014-4-135] [REFERRED TO]
MRS. PRITAM DEWAN AND ANR. VS. MRS. RASHMI KHANNA AND ANR. [LAWS(DLH)-2016-7-158] [REFERRED TO]
MRS. PRITAM DEWAN AND ANR. VS. MRS. RASHMI KHANNA AND ANR. [LAWS(DLH)-2016-7-158] [REFERRED TO]
PUSHAPADANT DHARWAD BIN PADMAPPA DHARWAD VS. VISHWESHWAR KHARE BIN PRAHLAD BHAT KHARE [LAWS(KAR)-2012-9-456] [REFERRED TO]
PUSHAPADANT DHARWAD BIN PADMAPPA DHARWAD VS. VISHWESHWAR KHARE BIN PRAHLAD BHAT KHARE [LAWS(KAR)-2012-9-456] [REFERRED TO]
S. NARAHARI VS. S.R. KUMAR [LAWS(KAR)-2019-12-67] [REFERRED TO]
S. NARAHARI VS. S.R. KUMAR [LAWS(KAR)-2019-12-67] [REFERRED TO]
KAMAL PARTI VS. SMT. RAJ KUMAR PARTI [LAWS(DLH)-2020-4-22] [REFERRED TO]
KAMAL PARTI VS. SMT. RAJ KUMAR PARTI [LAWS(DLH)-2020-4-22] [REFERRED TO]
SHARAD SUBRAMANYAN & ANR. VS. SOUMI MAJUMDAR & ANR. [LAWS(CAL)-2019-9-173] [REFERRED TO]
SHARAD SUBRAMANYAN & ANR. VS. SOUMI MAJUMDAR & ANR. [LAWS(CAL)-2019-9-173] [REFERRED TO]
SHARAD SUBRAMANYAN & ANR. VS. SOUMI MAJUMDAR & ANR. [LAWS(CAL)-2019-9-173] [REFERRED TO]
SHARAD SUBRAMANYAN & ANR. VS. SOUMI MAJUMDAR & ANR. [LAWS(CAL)-2019-9-173] [REFERRED TO]
SURJIT KAUR VS. JASWANT SINGH [LAWS(P&H)-2016-12-147] [REFERRED TO]
SURJIT KAUR VS. JASWANT SINGH [LAWS(P&H)-2016-12-147] [REFERRED TO]
M JANA BAI VS. M GOVARDHANAGIRI NAIDU ALIAS M G GIRI [LAWS(KAR)-2007-6-51] [REFERRED TO]
M JANA BAI VS. M GOVARDHANAGIRI NAIDU ALIAS M G GIRI [LAWS(KAR)-2007-6-51] [REFERRED TO]
TULSI VS. DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-2006-9-284] [REFERRED TO]
TULSI VS. DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-2006-9-284] [REFERRED TO]
YAMUNA RAMCHANDRA HALWANE VS. VITHAL WASUDEO SAPKAL [LAWS(BOM)-2008-3-218] [REFERRED]
YAMUNA RAMCHANDRA HALWANE VS. VITHAL WASUDEO SAPKAL [LAWS(BOM)-2008-3-218] [REFERRED]
VISHWARAJ VS. B M BYRAPPA [LAWS(KAR)-2013-3-50] [REFERRED TO]
VISHWARAJ VS. B M BYRAPPA [LAWS(KAR)-2013-3-50] [REFERRED TO]
V. KALYANASWAMY(D) BY LRS. AND ANOTHER VS. L. BAKTHAVATSALAM [LAWS(SC)-2020-7-6] [REFERRED TO]
V. KALYANASWAMY(D) BY LRS. AND ANOTHER VS. L. BAKTHAVATSALAM [LAWS(SC)-2020-7-6] [REFERRED TO]
SAROJINI AND ORS. VS. NANJAKKAL AND ORS. [LAWS(MAD)-2015-6-530] [REFERRED TO]
SAROJINI AND ORS. VS. NANJAKKAL AND ORS. [LAWS(MAD)-2015-6-530] [REFERRED TO]
MADHO RAM VS. DURGA RAM & OTHERS [LAWS(HPH)-2017-5-113] [REFERRED TO]
MADHO RAM VS. DURGA RAM & OTHERS [LAWS(HPH)-2017-5-113] [REFERRED TO]


JUDGEMENT

- (1.)This appeal impugns a judgment of the Division Bench of the Calcutta High Court dated 28.6.2000. That an appeal was itself carried against an order of the learned single Judge dated 16.2.2000 in testamentary jurisdiction allowing an application for discharge of the Joint Executors in respect of the estate of one Reba Mitra and appointing an Administrator pendente lite.
(2.)Phanindra Nath Mitra had two sons, Prabhat Kumar Mitra and Kamal Kumar Mitra, and a daughter, Suhasini Bose. The genealogical tree of the family is as under:
(3.)Kamal Kumar Mitra entered into an agreement dated 22.5.1988 with T.K. Ramasubramanyan (father of Sharad Subramanyan, hereinafter "the appellant") by which a tenancy was created in respect of the ground floor flat of certain premises situated at 13/1, Promothesh Barua Sarani, Kolkata (hereinafter "the suit property") at a monthly rental of Rs. 5,000.00. A further agreement dated 1.11.1988 was made between Kamal Kumar Mitra and the present appellant-Sharad Subramanyan for providing to the tenants the fittings and fixtures in the ground floor at a monthly charge of Rs. 750.00. On 24.2.1989, there was a third agreement between Kamal Kumar Mitra and the appellant-Sharad Subramanyan and a fourth on 28.4.1989, by which the former agreed to lease the whole of terrace of the existing construction of the suit property to enable the appellant to construct at his cost an additional floor. The demise was for a period of twenty-one years commencing from 1.4.1989 with a renewal clause for a further period of twenty-one years after expiry of every period of twenty-one years. Though the agreement created a lease for such a long period with a renewal clause, it was not registered.


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