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Jan Mohamad Khan Vs. Mahmood Ali Khan and anr. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies;Property
CourtAllahabad High Court
Decided On
Case NumberCivil Revn. No. 539 of 1971
Judge
Reported inAIR1974All124
ActsMahommedan Law; Code of Civil Procedure (CPC) , 1908 - Sections 115
AppellantJan Mohamad Khan
RespondentMahmood Ali Khan and anr.
Appellant AdvocateK.C. Saksena, Adv.
Respondent AdvocateBashir Ahmad, Adv.
DispositionRevision dismissed
Excerpt:
....., 1908 - under mohammedan law power to transfer waqf property vests in kazi - court exercises power of kazi in it's original civil jurisdiction - court competent to grant permission to transfer waqf property on an application only - no suit necessary for such permission - held, high court can interfere in case of jurisdictional error. - - 1 who was the mutawalli for the sale of the property on the ground that the property had become dilapidated and was not fetching good return. 38,000/-.the property was published for sale thereafter, but as the property did not fetch good price, another application was moved by the mutawalli that the properties permitted to be sold were not fetching good price because they are being sold in one lot. before any alienation of wakf property..........had become dilapidated and was not fetching good return. permission to sell was granted by the district judge, agra on 8-11-69 on condition that the property would not be sold for less than rs. 38,000/-. the property was published for sale thereafter, but as the property did not fetch good price, another application was moved by the mutawalli that the properties permitted to be sold were not fetching good price because they are being sold in one lot. it was prayed that the mutawalli be permitted to sell the property itemwise. thereafter the learned district judge, agra permitted the sale of the property item-wise. after a portion of the property was sold for rs. 13,000/- applicant moved the learned district judge, agra on 14-5-1970 with a prayer that the matter be reconsidered and.....
Judgment:
ORDER

J.S. Trivedi, J.

1. One Nazir Begum grandmother of the appellant Jan Mohd. Khan had created a waqf alal-aulad of her property situate in the city of Agra in the year 1939. In the year 1966 an application was moved by the Mutawalli for sale of the waqf property. That application was rejected on 19th of March, 1966. Subsequently another application was moved in the year 1969 by Opposite Party No. 1 who was the Mutawalli for the sale of the property on the ground that the property had become dilapidated and was not fetching good return. Permission to sell was granted by the District Judge, Agra on 8-11-69 on condition that the property would not be sold for less than Rs. 38,000/-. The property was published for sale thereafter, but as the property did not fetch good price, another application was moved by the Mutawalli that the properties permitted to be sold were not fetching good price because they are being sold in one lot. It was prayed that the Mutawalli be permitted to sell the property itemwise. Thereafter the learned District Judge, Agra permitted the sale of the property item-wise. After a portion of the property was sold for Rs. 13,000/- applicant moved the learned District Judge, Agra on 14-5-1970 with a prayer that the matter be reconsidered and the Mutawalli Mahmood Ali Khan be restrained from withdrawing the amount in deposit and from transferring the remaining waqf property. The learned District Judge dismissed this application, hence this revision.

2. Learned counsel appearing for the applicant has contended that the power to grant permission did not vest in the District Judge. Reliance has been placed by him In re Appln. by Muhammad Ismail, AIR 1944 Sind 183 in support of his contention that the permission to sell property can be obtained by a suit and not by an application.

3. There can be no dispute that the alteration of the waqf property is controlled by the consideration that the new property or investment should be insured for the benefit of the waqf. It is also not necessary that the new investment should be of the same nature. Under the Mahommedan Law the power to permit transfer of the waqf property (is) vested in the Kazi. The supervisory function of the Kazi has now been recognised to vest in the District Judge.

4. In Shama Churn Roy v. Abdul Kabeer, (1899) 3 Cal WN 158 a Division Bench consisting of Hon'ble Ameer Ali and Pratt, JJ., laid down that:

'A Civil Court of superior jurisdiction in the district is vested, generally speaking, with the power exercised by the Kazi. Before an alienation of trust property can be made by the trustee, the sanction of the Kazi, in other words the Judge, is essential'

5. Hon'ble Woodroffe, J., in exercise of the original civil jurisdiction of the Calcutta High Court in the matter of Woozatunnessa Bibee, (1909) ILR 36 Cal 21 also remarked that:

'Before any alienation of wakf property can be made by a mutwalli, the sanction of the Kazi or in other-words, of a Judge of this Court is essential'.

6. The question whether the Court had the power to sanction alienation or not was considered by their Lordships of the Privy Council as well as in Mahomed Ismail Ariff v. Ahmed Moolla Dawood, ILR 43 Cal 1085 = (AIR 1916 PC 132) and it was remarked that:

'With respect to a public religious trust, as distinguished from a private trust, the discretion, under the Mahommedan Law, of the Kazi (a discretion now exercised by the Civil Court) was very wide'.

7. The power of the Court i.e., District Judge and the High Court exercising original civil jurisdiction was considered by a Bench of the Calcutta High Court in Habibar Rahman v. Saidunnessa Bibi : AIR1924Cal473 and it was laid down there that:

'District Judge has jurisdiction to authorise dealings with wakf property in the same way as a kazi might have done under the Mahommadan Law and the sanction given by him on an application by the mutwalli is sufficient authority for the mutwalli for letting out the property. It is not necessary to bring a suit for obtaining such sanction. It will be granted upon a proper application being made by the mutawalli'.

8. Mohammad Ali Khan v. Ahmad Ali Khan : AIR1945All261 on which reliance has been placed by the learned counsel for the applicant does not go to support him. The question involved in the case was whether a Mutawalli can be removed in summary proceeding, i.e., by mere application or by a suit and it was held that the District Judge exercises the function of a Kazi but it does not follow that he can exercise all the functions of the Kazi and is absolved from following the procedure which is laid down for Civil Courts by the Code of Civil Procedure or any other statute. It was further held that removal could only be affected by a regular suit. The procedure recognised by the Courts has been that the District Judge or the High Court in exercise of its original civil jurisdiction exercises the power of a Kazi and in exercise of that power is competent to grant permission to transfer the wakf property on an application only and no suit is necessary for such permission. The contention of the learned counsel for the applicant, therefore, that the application was not maintainable has no force. The contention is also without substance because permission was granted on 8-12-1969 and the application of 14-5-70 was moved for reconsideration and restraining the Mutwalli from withdrawing the sale consideration for investment in another property at Ajmer.

9. The next contention of the learned counsel for the applicant is that he being a beneficiary permission of sale was bad on the ground that his consent for sale was a forged document. The Court below has dealt with that matter. Moreover in his application dated 14-5-70 which was moved for reconsideration of the permission no allegation has been made that the consent given by him for sale of the wakf property was a forged document.

10. Learned Counsel for the opposite party has next contended that no revision lay against an order of a District Judge passed in exercise of his power as a Kazi. His contention is that District Judge is a persona designata.

11. Reliance has been placed by him on the observations made in Sm. Suhashini Das v. Mahendra Kumar : AIR1947Cal455 . That case can have no relevance for deciding whether a District Judge was a persona designata or not. The Full Bench of this Court and the cases relied above go to support the view that the power of a Kazi has to be exercised by a Civil Court and once that power is being exercised by the Civil Court the High Court has ample jurisdiction under Section 115, Civil Procedure Code to interfere with the order of the Civil Court if it suffers from any jurisdictional error.

12. For the reasons given above this revision has no force and is accordingly dismissed with costs.


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