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Janki Das and ors. Vs. Putli Kunwar - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtAllahabad
Decided On
Judge
Reported in(1924)ILR46All813
AppellantJanki Das and ors.
RespondentPutli Kunwar
Cases ReferredShankar Lal v. Motar Mal Weekly Notes
Excerpt:
.....well and enclosed it by walls on three sides and by the southern wall have also blocked the only access to the temple, which was through a. the plaintiffs sued for and have been granted a decree for the demolition of these constructions and an injunction preventing the defendants from making any encroachment or construction on the well or in the chhatta so as to prevent the plaintiffs or the muhalla people from using the well or having access to the temple. their case is that the well and platform have been from of old used by the muhalla people we have also customary right of worship at the temple. 5 of the plaint it is stated that the muhalla people have all along been drawing water from the well, have been using the platform for worship as well as for bathing and washing, have been..........so as to prevent the plaintiffs or the muhalla people from using the well or having access to the temple. the plaintiffs are residents of the muhalla and two of them are trustees of the temple. their case is that the well and platform have been from of old used by the muhalla people we have also customary right of worship at the temple. in para. 5 of the plaint it is stated that the muhalla people have all along been drawing water from the well, have been using the platform for worship as well as for bathing and washing, have been utilising it on occasions of rejoicing and mourning and have been using the temple all along for worship. these rights have been interfered with by the defendant's constructions of which they complain.2. the case was strenuously fought in both lower courts on.....
Judgment:

Daniels and Neave, JJ.

1. This appeal relates to a well and a temple in the Gujrati muhalla of Moradabad City. It is now found as a fact that both the well and the temple are waqf property. The defendants, who claimed both the well and the temple as their own, have roofed over the well and enclosed it by walls on three sides and by the southern wall have also blocked the only access to the temple, which was through a. covered passage called a chhatta to the south of where this wall has now been built. The plaintiffs sued for and have been granted a decree for the demolition of these constructions and an injunction preventing the defendants from making any encroachment or construction on the well or in the chhatta so as to prevent the plaintiffs or the muhalla people from using the Well or having access to the temple. The plaintiffs are residents of the muhalla and two of them are trustees of the temple. Their case is that the well and platform have been from of old used by the muhalla people we have also customary right of worship at the temple. In para. 5 of the plaint it is stated that the muhalla people have all along been drawing water from the well, have been using the platform for worship as well as for bathing and washing, have been utilising it on occasions of rejoicing and mourning and have been using the temple all along for worship. These rights have been interfered with by the defendant's constructions of which they complain.

2. The case was strenuously fought in both lower courts on the question whether the temple and the well were private property and whether the plaintiffs had any right of suit. These points having been found against her, the defendant has now shifted her ground, and, in appeal to this Court, her learned Counsel contends on her behalf that the reliefs granted by the court below were not necessary in order to safeguard the rights of the plaintiffs. Her case, as now put, is that the plaintiffs still have access to the well from, the west and that the roofing over of the well in no way interferes with, its use for drawing water. As regards the wall to the south, it cannot he denied that this at least does restrict the access of the public to the temple and that the use of the well is further interfered with by the aperture which the defendant has made in the roof. On behalf of the respondents it is replied that the constructions made by the defendant and the roofing over of the well do seriously circumscribe the plaintiffs' right to use the well and the chabutra, not only for drinking water but also for purposes of worship and other occasions of festival and mourning. We think that this contention is well founded, and it is supported by the decision in Shankar Lal v. Motar Mal Weekly Notes 1889 p. 133, on which the court below has relied. That was a very similar case to the present and it was held that the plaintiffs were entitled for the preservation of their rights to the removal of the constructions which had been made on the well and the chabutra in dispute. In our opinion the decree of the court below is correct and we dismiss this appeal with costs.


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