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V.R.R.M.N. Ramanathan Chetty Vs. Lakshman Chetty - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.104
AppellantV.R.R.M.N. Ramanathan Chetty
RespondentLakshman Chetty
Cases ReferredAlagappa Mudaliar v. Sivaramasundara Mudaliar
Excerpt:
religious institution - lease--lease of temple lands--lessee empowered by terms of lease to manage temple lands--whether lease wholly invalid. - - management and that the transfer is illegal, we see no reason why the document should not be hold good so far as the lease of the land is concerned. what is said to be transfer of management is clearly separable from the lease of the villages alagappa mudaliar v.1. it is contended that exhibit b is invalid because, in addition to leasing certain villages to the plaintiff it purports to transfer to plaintiff the management of certain temples. assuming for the sake of argument that there is a transfer of: management and that the transfer is illegal, we see no reason why the document should not be hold good so far as the lease of the land is concerned. what is said to be transfer of management is clearly separable from the lease of the villages alagappa mudaliar v. sivaramasundara mudaliar 19 m.b 211 is authority that in such a case the separation may be made.2. the second appeal is dismissed with costs.
Judgment:

1. It is contended that Exhibit B is invalid because, in addition to leasing certain villages to the plaintiff it purports to transfer to plaintiff the management of certain temples. Assuming for the sake of argument that there is a transfer of: management and that the transfer is illegal, we see no reason why the document should not be hold good so far as the lease of the land is concerned. What is said to be transfer of management is clearly separable from the lease of the villages Alagappa Mudaliar v. Sivaramasundara Mudaliar 19 M.b 211 is authority that in such a case the separation may be made.

2. The second appeal is dismissed with costs.


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