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Venkatarama Naidu and anr. Vs. Jayammal and anr. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtChennai High Court
Decided On
Case NumberAppeal No. 180 of 1960
Judge
Reported inAIR1963Mad353
ActsTrusts Act, 1882 - Sections 14; Limitation Act - Schedule - Article 142
AppellantVenkatarama Naidu and anr.
RespondentJayammal and anr.
Appellant AdvocateR. Rangachari and ;R. Raghunathan, Advs.
Respondent AdvocateD. Ramaswami Iyengar and ;T.R. Ramachandran, Advs.
DispositionAppeal dismissed
Cases ReferredSheo Prasad Misir v. Karim Bax
Excerpt:
.....of possession and future mesne profit - appeal preferred - defendant's plea was principle of adverse possession to person in fiduciary capacity - principle of article 142 has no application herein - person is in such possession had its foundation in fiduciary obligation without discharge of it by redelivery to trust - such person cannot plead that representative is to show within 12 years of his suit while he in possession - some evidence show that certain acts of appellants in 1954 amount to declaration - if assumed that time began to run against plaintiff from 1954 suit in 1958 would be perfectly in time - pleaded adverse possession have no force - appeal dismissed. - - in view of the interesting issue that has been raised in this appeal, by learned counsel for the..........by learned counsel for the appellants (sri k. rajah iyer) of the application of the principle of adverse possession to a person in a fiduciary capacity, who had not acquitted himself by re-delivering the property to the representative of the trust, it is important to proceed into the precise facts in some detail.2. a certain venkatarama naidu had two sons, namely, veerasami naidu, who died in 1921, and vengama naidu, who died m 1924. vengama naidu had a son govindaraja, who died in 1941, and a daughter, seethammal, who died in 1943. this govindaraja had a first wife, jayammal, by whom he had a son, venugopal, who died as a minor in january 1945; it will be pertinent to state that venugopala was born in 1929. thayararammal is the second wife of govindaraja, and the two widows, namely,.....
Judgment:

Anantanarayanan, J.

1. The appeal is instituted by the defendants in the Court below (the Court of the learned Subordinate Judge of Tiruchirapalli) in a suit for recovery of possession and future mesne profits, which was' decreed as prayed for. In view of the interesting issue that has been raised in this appeal, by learned counsel for the appellants (Sri K. Rajah Iyer) of the application of the principle of adverse possession to a person in a fiduciary capacity, who had not acquitted himself by re-delivering the property to the representative of the trust, it is important to proceed into the precise facts in some detail.

2. A certain Venkatarama Naidu had two sons, namely, Veerasami Naidu, who died in 1921, and Vengama Naidu, who died m 1924. Vengama Naidu had a son Govindaraja, who died in 1941, and a daughter, Seethammal, who died in 1943. This Govindaraja had a first wife, Jayammal, by whom he had a son, Venugopal, who died as a minor in January 1945; it will be pertinent to state that Venugopala was born in 1929. Thayararammal is the second wife of Govindaraja, and the two widows, namely, Jayammal and Thayarammal, were the plaintiffs in this suit. Seethammal, the sister of Govindaraja, had two sons, who are the defendants-appellants. These are the essential relationships between the members of this family.

3. On the 1st September 1919, Veeraswami Naidu, the brother of Vengama Naidu, who died without male issue in 1921, executed a deed of settlement Ex. A.1 by virtue of which, indisputably, he settled certain endowments for the discharge of a private religious trust, or charity. In this document, besides particularising the properties so endowed, the settlor states that the details of the charities were the performance at the samadhi of Venkatachalapathi Swarm in Tirupathi, and at Srilingam, of a charity of feeding bhagavatars on certain dates, and the construction of a new bhajanai matam, wherein bhajana with deepa, dhoopa, neivedyyam on specified occasions were to be performed. It is not in dispute that this settlor claims that his two wives, who had no male issue, were not properly attending to him, and that, hence, he was executing the document in favour of Vengama, imposing on his brother the obligations of the trust. It is further not in dispute that on 1-5-1935, Govindaraja, the son of Vengama. in his turn, executed another deed of settlement Ex. A.2.

The moot point is whether this deed of settlement is an augmentation of the earlier trust, or a supersession of it by the creation of what is virtually a new trust. In any event, there can be no doubt that, though Ex. A.2 is related in determinate ways to the earlier trust Ex. A.1 it is an endowment of different properties for objects that have undergone some modifications. For instance,the objects are specified to be the construction ofa Venugopalaswami temple, and the performanceof worship therein, in supersession of the bhajanaimatam referred to in Ex. A. 1.

The point whether this is an augmentation ofthe prior trust, or a supersession of it by the creation of a substantially new trust, is really academic,and not of great importance. In any event, afterendowing the properties, the settlor Govindarajadeclared as follows:

'(Translation) Until my heirs are declared majors after my lifetime the aforesaid charities have to be performed by my elder sister, Seethammal, wife of Sivayam Konagipatti Ramakrishna Naidu, from and out of the income derived from the aforementioned properties, and thereafter my heirs should perform the aforesaid charities. If my heirs as soon as they become majors stop performing the aforesaid charities, the aforesaid elder sister and her heirs should see that the charities are performed hereditarily. If there are no heirs in my own family the aforesaid Seethammal's heirs shall perform the aforesaid charities in perpetuity out of the incomes derived from those charity properties. No one else have any right over those properties.'

4. One part of this appeal by defendants (appellants) is the construction of the crucial recitals that we have set forth above. As we have earlier stated, when Govindaraja died in 1941, under Ex. A.2, the trust really devolved upon minor, Venugopal. During his minority, the document itself recited that Seethammal, and, after her, her heirs (defendants-appellants) should conduct the charities on behalf of the minor. It was in this fashion that the properties came into the possession of the appellants, and the office also was held and fulfilled by them. Seethammal died in 1943, and the appellant were in possession and management of the endowments and the office, when minor Venugopal, unfortunately, died in January 1945.

The argument of Sri Rajah Aiyar is, to express its pith and substance, that the word used in the vital context of Ex. A.2 is varsu. Further, this is qualified by the adjective Sontha (one's own): Learned counsel presses the argument that this language was deliberately used, in order to make it clear that Govindaraja contemplated not merely his son succeeding him, with regard to the office and the administration of the trust, but the further male issue of that on coming into the succession. The idea was not that, if, unfortunately, the son never succeeded, the mere heirs-at-law, in the present case the two widows (plaintiffs) should be permitted to succeed to the office and the endowments.

We have carefully considered this argument, and we have no hesitation in rejecting it as unsubstantial, for two important grounds. Firstly; under the very terms of Ex. A.2, the right of Seethammal or the appellants to be in possession of the trust, and to discharge the functions of the office, carne to an end with the succession of minor Venueopal. The reason is that Govindaraja himself declares, in specific terms, that his heir (Varsu) should come into possession of the office and endowments, on attaining majority. The words 'if there are no heirs in my own family' upon one clear interpretation, would not extend in connotation beyond the existence of Venugopal. Alternatively, the argument is equally valid that, in any event, the term Varsu, even if qualified by the adjective Sontha, cannot denote anything other than the heirs-at-law. This is clear from the paraphrase of this word, which is really derived from the Persian word Waris, given in the Tamil Lexicon, Vol. 6 at page 3066. On this part of the case, there is really no room for any different interpretationof the respective. Tights of parties than that arrived at by the learned Subordinate Judge.

5. In addition to this, Sri. Rajah Aiyar, raised the argument of adverse possession against the further representatives of the trust, beyond minor Venugopal, such as the present plaintiffs. The argument for an appreciation of its true import, may be crystallised in this term. It is perfectly true that a person in a fiduciary capacity cannot prescribe for title by adverse possession against the cestuique trust or the beneficiary. That is a well understood and fundamental principle of equity, amply supported by authority. Further, it is true that the proper Article of the Limitation Act applicable to this suit is Article 124, and the third column of the First Schedule shows that time (for 12 years) begins to run when the defendant takes possession of the hereditary office, adversely to the plaintiffs. After fully conceding that the appellants cannot prescribe against minor Venugopal, learned counsel nevertheless stresses that, after the death of Venugopal in 1945, and when the plaintiffs did nothing whatever to recover the office and endowments, time began to run against them. Since the suit was filed in 1958, it was very much beyond the period of limitation prescribed. As regards an office of this character, the argument is that there can be no prescription against the trust, but there could very well be a prescription against a claimant, by persons like the appellants, who are not seeking to prescribe against the trust, but claiming the trust of the very rights flowing from it for themselves. This argument certainly merits careful consideration at our hands.

6. Nevertheless, after a careful study of the authorities cited by learned counsel on both sides, we are very clear that the appellants cannot claim to have prescribed for title by adverse possession either as against Venugopal, which, of course, is not even claimed, or as against his heirs-at-law such as the plaintiffs. The real reason, to put it in a nutshell, is that the origin of the possession pleaded by the appellants was not merely lawful, but was an origin of trust, and the assumption of fiduciary obligations. Without terminating such possession, by re-delivering possession to the trust or its then representatives, no person shall be permitted to plead, in equity, that this possession, the foundation of which is an acknowledgment of a fiduciary obligation, has become adverse without re-delivery. The point was, if we may say so with respect, lucidly expressed by Knight Bru.ce V. C. in Attorney General v. Munro, (1848) 2 De G & Sm 122, in the following terms:

'Where a person knowingly and expressly acquires the possession of property as a trustee merely, or being in possession, makes himself by contract, expressly and without qualification, a trustee of it, he cannot be allowed effectually to assert against the trust, at least as a defendant in a suit seeking the performance of the trust, any title paramount and adverse to the trust which he may himself have; he must assert it (if at all) without deriving he must assert if so as not to derive any advantage from the possession which he has as trustee, or had in that character.'

7. This equity concept has an ancient lineage, and dates back as early as 1854, Stone v. Godfrey, (1854) 5 De G M & G 76. Where a party entered into possession under certain trusts, and so acquiring possession, retained it later, it was held that he should not be permitted to base that possession as adverse to any representative of the trust, without first delivering up of possession of the estate and to have then set up his claim after he had re-delivered possession. In Halsbury's Laws of England, 3rd Edn. Vol. 38 page 873, Section 1470, the matter is expressed as follows:

'Where a trustee has as such taken possession, of trust property, he cannot hold it adversely to a cestuique trust after his estate as trustee has determined; but his continuance in possession is deemed that of the cestuique trust.'

This, directly and indisputably, repels the argument sought to be put forward by learned counsel for the appellants, that the trust per se determined with the death of Venugopal in January 1945, and that, therefore, when the plaintiffs attempted to obtain possession back of the trust properties and the office, the possession by the appellants became adverse to those representatives of the minor.

8. The same principle has been recognised in Courts of this country also, and the decisions on this aspect are explicit and clear. We may, firstly, refer to the Bench decision of this Court in Munisami Chetti v. Muruthammal, ILR 34 Mad 211, The principle has been stated in most unambiguous and unqualified terms, and a trustee, while retaining the emoluments or the benefit of the trust, and without redelivery, is estopped from claiming any title hostile either to the trust or to its representatives. In Srinivasa Moorthi v. Venkatavarada Aiyangar, ILR 34 Mad 257 (PC) the same principle has been affirmed in the form that no one who is in the position of a trustee and has acquired property in that capacity could be permitted to assert an adverse title on his own behalf, until he has obtained a proper discharge from the trust with which he has clothed himself.

9. We do not think that it makes any essential difference that it is not cestui que trust against which the plea of adverse possession is being raised, but against the heir-at-law or successor of that beneficiary. The principle, in this form, was affirmed in Sheo Prasad Misir v. Karim Bax : AIR1935All458 , for, upon the facts, that was a case of a claim of adverse possession against the heir or successor. It is obvious that the principle of Article 142 of the Limitation Act has really no application herein. A person in such possession which had its foundation in a fiduciary obligation, without discharge of it by redelivery to the trust or its representative, cannot plead that it is for that representative to show that, within 12 years of his suit, he was in possession.

Learned counsel for the appellant (Sri Rajah Iyer) posed a problem that this right, in result involves a bar in perpetuity against adverse possession which could be pleaded by a person in factual possession, while persons claiming to represent the trust, or the office, might continue in indefinite inaction. We do not think that this argument, when closely scrutinised, will be found to have real validity. What is implied, by the equitable doctrine that we have earlier affirmed, is not that there is any perpetual bar against the pleading of adverse possession by a person in possession, under such circumstances, but that the foundation of it must be the assertion of an hostile title, by a redelivery of the property obtained on a fiduciary basis, or at least some clear declaration which has that effect. In the present case, there is some evidence to show that certain acts of the appellants in 1954 might, in one view, amount to such a declaration.But if we assume that time began to run against plaintiff from 1954, upon the principles of Article 124 of the Limitation Act, the suit in 1958 would be perfectly in time, and the pleaded adverse possession would have no force.

10. As a matter of fact, upon the merits ofthe particulars of the evidence which need not beset forth here, the learned Subordinate Judge finds that, until 1954, the possession of the appellants was not merely permissive, but was characterized by acts deriving a sanction from the terms of thetrust alone, and acts performed to the knowledgeof the plaintiffs, as in that fiduciary capacity. Infact, the parties were on cordial terms, and thetrust seems to have been administered by the cooperation of the plaintiffs and the defendants.Hence, even upon the merits, it is not open to thedefendants to plead that, until 1954, theft possession had any of the characteristics or indicia ofhostility either to the trust, or to those who couldclaim to represent it, namely, the plaintiffs. Theappeal accordingly fails, and has to be dismissed.But the decree has to be limited in favour of thefirst plaintiff, since upon the very face of therelationships, the second plaintiff would have notitle to sue for recovery of possession and futuremesne profits. The first plaintiff alone will havecosts.


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