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Karippala Alias Varipayur Manakkkal Narayanan Nambudripad and ors. Vs. Muchai Manakal Sankaran Nambudripad and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in13Ind.Cas.233
AppellantKarippala Alias Varipayur Manakkkal Narayanan Nambudripad and ors.
RespondentMuchai Manakal Sankaran Nambudripad and ors.
Excerpt:
malabar law - temple--uraima of karnavan of a tar-wad,--renouncement of karnavanship--renewal of lease--bona fides. - 1. the father of the second plaintiff has renounced the karnavanship of the family of which he was the head, and we are of opinion that when he ceased to be karnavan of his family he ceased to be uralan of the devasom of which the karnavan was always the trustee. the uraimaship is incident to the karnavanship and unless the uraimaship is expressly reserved in such cases it passes to the next karnavan.2. the second plaintiff as the karnavan of the family is, therefore, also a trustee of the devasom.3. the renewals of the leases are not binding on the devasom as they were not granted bona fide in the usual course of management.4. these second appeals are dismissed with costs.
Judgment:

1. The father of the second plaintiff has renounced the Karnavanship of the family of which he was the head, and we are of opinion that when he ceased to be Karnavan of his family he ceased to be Uralan of the Devasom of which the Karnavan was always the trustee. The Uraimaship is incident to the Karnavanship and unless the Uraimaship is expressly reserved in such cases it passes to the next Karnavan.

2. The second plaintiff as the Karnavan of the family is, therefore, also a trustee of the Devasom.

3. The renewals of the leases are not binding on the Devasom as they were not granted bona fide in the usual course of management.

4. These second appeals are dismissed with costs.


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