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Shaikh Ramzan & Others v/s The Estate Manager, Nagpur Housing & Area Development Board, Near M.L.A. Hostel, Civil Lines, Nagpur & Others


Company & Directors' Information:- V G P HOUSING PRIVATE LIMITED [Active] CIN = U65922TN1972PTC006240

Company & Directors' Information:- A R K ESTATE PRIVATE LIMITED [Active] CIN = U45400DL2008PTC173098

Company & Directors' Information:- A V N ESTATE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC134084

Company & Directors' Information:- N S T HOUSING DEVELOPMENT PRIVATE LIMITED [Active] CIN = U70109WB2001PTC093885

Company & Directors' Information:- G C HOUSING PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122011

Company & Directors' Information:- J B C ESTATE PRIVATE LIMITED [Active] CIN = U45101UP1988PTC010112

Company & Directors' Information:- M. P. HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200UP2007PTC033329

Company & Directors' Information:- H AND H LINES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U63011TZ2004PTC011231

Company & Directors' Information:- V. D. P. HOUSING PRIVATE LIMITED [Active] CIN = U70102UP2012PTC054142

Company & Directors' Information:- J R ESTATE PRIVATE LIMITED [Strike Off] CIN = U45201DL1994PTC058595

Company & Directors' Information:- G P ESTATE PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC009746

Company & Directors' Information:- K-HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200TN2009PTC070655

Company & Directors' Information:- N. K. N. ESTATE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC171474

Company & Directors' Information:- G L P ESTATE PRIVATE LIMITED [Active] CIN = U70101DL2006PTC148523

    Letters Patent Appeal No. 45 of 2011 in Writ Petition No. 4510 of 2004

    Decided On, 06 August 2021

    At, In the High Court of Bombay at Nagpur

    By, THE HONOURABLE MR. JUSTICE A.S. CHANDURKAR & THE HONOURABLE MR. JUSTICE G.A. SANAP

    For the Appellants: Saurabh Bhende, h/f S.P. Bhandarkar, Advocate for legal heir. For the Respondents: R1, P.P. Kothari, Advocate, R2, S.S. Jachak, AGP.



Judgment Text

G.A. Sanap, J.

1. In this Letters Patent Appeal, challenge is to the order dated 12/07/2005 passed in Writ Petition No.4510/2004 and order dated 08/09/2005 in MCA No.554/2005, whereby the learned Single Judge dismissed the writ petition as well as the review application and confirmed the order passed by the Appellate Authority for eviction of the appellant from the subject premises dated 02/08/2004.

The facts leading to the filing of this Letters Patent Appeal are as follows:-

2. During the pendency of this appeal, the original appellant died. His legal representatives have been brought on record. The original respondent No.3 had died during the pendency of the writ petition. His legal heirs are brought on record. During the pendency of the appeal, the respondent Nos.3(a) and 3(b) died. Vide order dated 17/01/2012, the appeal stood abated against them.

3. The tenement bearing No.44/2 in 980 Somwari Peth, Nagpur was allotted to the original respondent No.3 on 01/04/1980 on hire purchase basis under the Maharashtra Housing and Area Development Act, 1979 (hereinafter referred to as "the MHADA Act"). One of the conditions of the allotment stipulated that the original respondent No.3 would not sublet the tenement to any other person. On 01/04/1998, the Rent Controller at the time of inspection found the original appellant residing in the tenement. On the basis of the report of the Rent Controller, the Competent Authority under the MHADA Act issued notice to the deceased - appellant and the deceased - original respondent No.3. The Competent Authority conducted full-fledged enquiry and came to the conclusion that the deceased - appellant was the trespasser in the tenement, which was allotted to the deceased - original respondent No.3 and issued a notice to vacate the tenement within 7 days. The deceased - appellant filed a statutory appeal against the order of the Competent Authority before the Appellate Authority established under the MHADA Act. The Appellate Authority vide order dated 02/08/2004 dismissed the appeal and confirmed the order of eviction passed by the Competent Authority.

4. The deceased - appellant being aggrieved by the aforesaid order of the Appellate Authority filed writ petition and challenged the same. The learned Single Judge vide order dated 12/07/2005 dismissed the writ petition and confirmed the concurrent finding of fact recorded by both the authorities below. The deceased - appellant filed review application bearing MCA No.554/2005. The learned Single Judge vide order dated 08/09/2005 dismissed the review application.

5. Being aggrieved by the order dated 12/07/2005 passed in writ petition and the order dated 08/09/2005 passed in review application, the deceased - appellant came before this Court in appeal. The grounds of challenge to the impugned orders have been set out in the Memo of Appeal. The main ground is that the learned Single Judge has not properly appreciated the evidence placed on record and more particularly, the Government Resolution dated 05/04/1979, whereby the unauthorized occupants of the MHADA premises have been granted protection.

6. We have heard learned advocate for the appellant, learned advocate for respondent No.1 and learned Assistant Government Pleader for respondent No.2. We have gone through the record and proceedings of the appeal.

7. The learned advocate for the appellant submitted that the view taken by the learned Single Judge, while deciding the writ petition as well as review application, is not correct view. In the backdrop of the available evidence, learned advocate for the appellant submitted that the Government Resolution dated 05/04/1979 affords protection to the unauthorized occupants of the residential premises. Relying upon this Government Resolution, the learned advocate submitted that the appellant would be entitled to get the outright sale on hire purchase basis the tenement in question. Learned advocate made submissions touching the merits of the matter vis-a-vis the entry of the deceased - appellant in the premises and his right. Learned advocate further submitted that the respondent Nos.3(c) to 3(f) have been residing elsewhere and as such, they do not need the premises in question.

8. Learned advocate appearing for the respondent No.1 submitted that the concurrent finding of fact has been recorded vis-a-vis the unauthorized occupation of the tenement by the deceased - original appellant. Learned advocate submitted that in the facts and circumstances, the reliance placed on the Government Resolution dated 05/04/1979 is totally misplaced. Learned advocate submitted that since the deceased - respondent No.3 has been in occupation of the tenement being the allottee of the same by the respondent No.1, the claim of the appellants based on the Government Resolution dated 05/04/1979 cannot be accepted.

9. In order to appreciate the rival submissions, we have minutely perused the orders passed by the authorities under the MHADA Act as well as the orders passed by the learned Single Judge in the writ petition and in the review application. We have minutely perused the Government Resolution dated 05/04/1979. Perusal of the record would show that the learned Single Judge has considered this Government Resolution, while deciding the review application. Learned Single Judge has found that in the fact situation, the Government Resolution dated 05/04/1979 would not be applicable in this case. Minute perusal of the Government Resolution would show that it permits the Housing Board to sell the tenement to the authorized occupant and also to the unauthorized occupant. In the case on hand, the tenement was already sold to the deceased - respondent No.3. Perusal of the record would show that the necessary sale deed was executed in favour of the deceased - respondent No.3 i.e. the original allottee. It is, therefore, crystal clear that the tenement in question was already allotted. The submission on the basis of the Government Resolution would be sustainable, if the tenement has not been allotted to any authorized occupant but lying vacant and occupied by unauthorized occupant. The action taken by the Competent Authority is strictly according to the provisions of MHADA Act for the breach found to have been committed as provided under Section 66 of the MHADA Act. In the facts and circumstances, in our view, reliance placed on the Government Resolution to buttress the claim in the appeal and ultimately, the submissions advanced by the learned advocate for the appellant, cannot be accepted.

10. It is pertinent to mention that there was privity of contract between the deceased - original respondent No.3 and the respondent No.1. The deceased - original appellant had no privity of contract with the respondent No.1. According to him, the deceased - original respondent No.3 sublet the tenement to him. It is, therefore, crystal clear that the deceased - original appellant claimed the right in the tenement through the deceased - original respondent No.3. The deceased - original respondent No.3 namely; the original allottee was not entitled to transfer the tenement in any manner. The transfer of the tenement had no sanction of the MHADA authority. The two authorities under the MHADA Act concu

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rrently found that the deceased - appellant was in unauthorized occupation of the tenement. The learned Single Judge agreed with the concurrent finding of the fact recorded by both the authorities. On re-appreciation of the evidence on record and more particularly, the Government Resolution dated 05/04/1979, we are of the view that there is no substance in the appeal. The view taken by the learned Single Judge is the only possible view in the matter. No interference is warranted in the orders passed by the learned Single Judge. There is no substance and merit in the appeal. It deserves to be dismissed. Hence, the following order : ORDER I] The Letters Patent Appeal stands dismissed. II] In the peculiar facts and circumstances of the case, the parties shall bear their own costs.
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