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Obla Venkatachalapathi Aiyar and anr. Vs. Thirugnana Sambanda Pandara and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtChennai
Decided On
Reported in42Ind.Cas.273; (1917)33MLJ297
AppellantObla Venkatachalapathi Aiyar and anr.
RespondentThirugnana Sambanda Pandara and ors.
Cases Referred & Hospital (Governors) v. Richardson
Excerpt:
- .....decision of the judicial commitee in ram parkash das v. anand das i.l.r. (1916) 48 c. 707 that the mutt properties partake of the nature of the trust properties should not be confined to the class of mutts under the consideration of the board and whether the decision in baluswami iyer v. venkitaswami naicker (1916) 32 m.l.j. 25 does not lay down the proposition too broadly. we do not think it necessary to decide that question now.3. in the present case, there is ample evidence to support the finding that in its inception the properties endowed were given to the head of the mutt as trustee. it has not been shown that the particular properties in suit are different in character from the originally endowed properties. we must therefore hold that the properties in suit are trust properties......
Judgment:

1. During the minority of the plaintiff, the court purporting to act under Section 7 of the Guardians and Wards Act appointed one Vaidyalinga Thambiran as the guardian of his person and property. As there were debts contracted by the predecessors of the Matadhipati, sanction was obtained under Section 29 of the Act to sell some of the properties of the mutt. The present appellants are the successors in interest of those who purchased the properties in pursuance of the order of the District Judge.

2. The minor Pandarasannadhi has attained age and now sues to set aside the sales. The Lower Appellate Court gave a decree to the plaintiff. In this Second Appeal, Mr. KV. Krishnaswami Aiyar contended that the properties of the mutt are not trust properties and that it was competent to the District Court to have appointed Vaidyalinga Thambiran as guardian under the Act. It may become necessary to consider on some future occasion whether the decision of the Judicial Commitee in Ram Parkash Das v. Anand Das I.L.R. (1916) 48 C. 707 that the mutt properties partake of the nature of the trust properties should not be confined to the class of mutts under the consideration of the Board and whether the decision in Baluswami Iyer v. Venkitaswami Naicker (1916) 32 M.L.J. 25 does not lay down the proposition too broadly. We do not think it necessary to decide that question now.

3. In the present case, there is ample evidence to support the finding that in its inception the properties endowed were given to the head of the mutt as trustee. It has not been shown that the particular properties in suit are different in character from the originally endowed properties. We must therefore hold that the properties in suit are trust properties. Consequently under Section 7 Clause (a) no guardian should have been appointed. Section 29 which gives, power to sell the immoveable properties of the minor was therefore, wrongly invoked.

4. Mr. Krishnaswami Aiyar contended that as the District Judge has found that the head of the mutt had a beneficial interest in the surplus income, the properties belonged to the minor, and that the appointment of guardian was valid. In the first place, we are unable to agree with the District Judge that a Dharmakartha has ordinarily a beneficial interest in the surplus income: It is just the other way. In a given case, such a right may be established, as pointed out by Bashyam lyengar, J. in Vidyapurna Thirthaswmi v. Vidhyanidhi Thirthaswami I.L.R. (1901) M. 435. The District Judge does not find that in this institution, either by custom or otherwise, a right in surplus income was secured to the trustee. But apart from this, we are unable to agree with the learned vakil that a right to a portion of the income would vest the property in the beneficiary, so as to attract the provisions of Sections 7 and 29 of the Guardian and Wards Act. The decision in St. Thomas' & Hospital (Governors) v. Richardson (1910) 1.K.B. 271 proceeded upon the special language of the statute and should not be be applied to control the clear language of the Guardians and Wards Act.

5. We must therefore hold that the order of the District Court appointing Vaidyalinga and the proceedings taken thereunder were wholly without jurisdiction. The decision of the District Judge is right and we dismiss the second appeal with costs.

6. We express no opinion on the question whether the appellants are not entitled to recover for the trust properties the monies which were legitimately applied to meet the necessary expenses of the mutt.


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