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Sengoda Gounder Vs. Shanmugham - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Judge
Reported in1979CriLJ430
AppellantSengoda Gounder
RespondentShanmugham
Excerpt:
- - since he had failed to do so, the respondent came forward with the petition under section 101 of the tamil nadu hindu religious and charitable endowments act, 1959. the petitioner here in contending that he is the hereditary trustee of the sri mariamman and karuppannaswamy temples of akkiampatty and that he had preferred a revision petition r......magistrate police. the petition is dismissed with of sankari directing, under s 101 of the tamil nadu hindu religious and charitable endowments act of 1959, the revision petitioner to deliver possession of the temple, its connected records, accounts and relevant papers to the respondent herein.2. the respondent herein claiming that he has been appointed as a fit person for the aruimigu mariamman and karuppannasami temples of akkiampatty village by the assistant commissioner of the hindu religious and charitable endowments department, filed the petition under section 101 of the tamil nadu hindu religious and charitable endowments act. the petition herein who was managing the temple for some time filed o.a. no. 61 of 1974 before the deputy commisioner, hindu religious and charitable.....
Judgment:
ORDER

Paul, J.

1. This criminal revision that only one days notice in all bail case is against the order of the learned Sub Divisional Judicial Magistrate police. The petition is dismissed with of Sankari directing, under S 101 of the Tamil Nadu Hindu Religious and charitable Endowments Act of 1959, the revision petitioner to deliver possession of the temple, its connected records, accounts and relevant papers to the respondent herein.

2. The respondent herein claiming that he has been appointed as a fit person for the Aruimigu Mariamman and Karuppannasami Temples of Akkiampatty village by the Assistant Commissioner of the Hindu Religious and Charitable Endowments Department, filed the petition under Section 101 of the Tamil Nadu Hindu Religious and Charitable Endowments Act. The petition herein who was managing the temple for some time filed O.A. No. 61 of 1974 before the Deputy Commisioner, Hindu Religious and Charitable Endowments Department, Madras to declare him as the hereditary trustee of the temple but his application was dismissed on 29-1-1977 and he was directed to hand over possession of the temple and records etc., to the respondent herein. The revision preferred by the petitioner against the appointment of the respondent as a fit person was also dismissed on 16-7-1977 the Commissioner, Hindu Religious and Charitable Endowments, Madras. After that the petitioner herein was directed by the Assistant Commissioner, H. R. and C. E., Salem on 30-3-1977 to deliver possession of the said temple and its records and accounts to the respondent herein. Since he had failed to do so, the respondent came forward with the petition under Section 101 of the Tamil Nadu Hindu Religious and Charitable Endowments Act, 1959. The petitioner here in contending that he is the hereditary trustee of the Sri Mariamman and Karuppannaswamy Temples of Akkiampatty and that he had preferred a revision petition R.P. No. 81 of 1977 before the Commissioner, H. R. & U K, Madras resisted the aforesaid application under Section 101 The respondent produced the order Ex. P-l passed by the Assistant Commissioner, H. R. & C. E.(A) Salem, appointing him as the fit person for the Arulmigu Mariamman and Karuppannasamy temple of Akkiampatty. The learned Magistrate rejected the contention of the petitioner herein that the order passed by the Assistant Commissioner H. R. & C. E., Salem appointing the respondent herein as a fit person is illegal and against principles of natural justice. The learned Magistrate further held that the Magistrate's court as an executing court could only order delivery of possession of the religious institution to the fit person mentioned in the order passed by the H. R. & C. E., Department under Section 101 of the said Act and it cannot examine the validity or correctness of the order appointing the respondent as a fit person of the religious institution and it directed the petitioner to deliver possession of the temples, its connected records, accounts and relevant papers to the respondent. As against that order, the petitioner has come up by way of revision contending, first of all, he is the hereditary trustee and as such is entitled to possession of the temple and its records and properties etc. But then the petitioner's claim to be the hereditary trustee was negatived by the Hindu Religious and Charitable Endowments department and it appears that a suit has been filed by him. Therefore, he cannot now be heard to say that he is a hereditary trustee entitled to be in possession of the temple and its properties.

3. The next ground urged by the learned Counsel for the revision petitioner is that the order of the learned Magistrate is one passed without jurisdiction since by reason of Section 11 (3) of the Tamil Nadu Hindu Religious and charitable Endowments(Amendment and Special Provisions) Act, 1976 (Act No. 24 of 1976), Section 101cannot be invoked. This contention is untenable. Section 11(3) of the Tamil Nadu Act No. 24 of 1976 is Act to amend the Tamil Nadu Hindu Religious and charitable Endowments Act 1959.It is an Act not only to amend the principal Act but also to make certain special provisions. Section 11 contains some of these special provisions. Sub-section (3) of Section 11 states:

(3) Notwithstanding anything contained in the principal Act....

(a) any non-hereditary trustee who ceases to be such non-hereditary trustee under Sub-section (1) shall hand over within a period of ten days from the date of commencement of this Act or witnin such further time as may be granted by the commissioner, any records accounts and properties of the religious institution which are in, or have come into, his possession or control, to the hereditary trustee, executive officer or fit person, as the case may be, reffered to in Sub-section (2):

(b)if any such non-hereditary trustee fails to comply with the provisions of clause (a) he shall, on conviction by a Metropolitan Magistrate or a Judical Magistrate of the first class, be punishable with imprisonment for a term which may extend to three years, or with fine which may extend to five thousand rupees, or with both;

(c) the Magistrate referred to in Clause(b), may, pending the conclusion of the trial, appoint a Receiver to take possession of the records, accounts and properties of the religious institution from such non-hereditary trustee and remuneration if any, paid to the Receiver and other expenses incurred by him shall be paid out of the income of the religious institution concerned.

The contention of the learned Counsel that because of these special provisions made in the Tamil Nadu Act 24 of 1976, Section 101 of the principal Act is in effect abrogated or is practically kept in abeyance during the tenure of the Tamil Nadu Act 24 of 1976 is untenable. When a trustee, who includes also a fit person, is obstructed from obtaining possession of the temple, its properties and records etc., there are two courses open, one is to file an application under Section 101 of the Tamil Nadu Hindu Religious and Charitable Endownments Act. 1959 to get possession of the same and Anr. is to lay a complaint before the Magistrate for nee under Section 11 (3)(c) of the Tamil Nadu Act 24 of 1976. The fit person or trustee can resort to either of the two courses or to both the courses at the same time simultaneously and when a complaint is laid Section 11 (3)(b) of the Tamil Nadu Act 24 of 1976, then the Magistrate can even appoint a Receiver to take possession of the records. It cannot at of Section 101 of the Tamil Nadu Religious and Charitable Endowments Act, 1959. I therefore find no reason to interfere with the order of the learned Sub-Divisional Judicial Magistrate. This Revision is dismissed.


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