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Gobinda Ramanuj Das Mohanta and anr. Vs. Mohunt Ram Charan Ramanuj Das - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in164Ind.Cas.33
AppellantGobinda Ramanuj Das Mohanta and anr.
RespondentMohunt Ram Charan Ramanuj Das
Cases ReferredSee Debendra Nath Mitra Majumdar v. Sheikh Shafatulla
Excerpt:
civil procedure code (act v of 1908), section 92 - plaintiff alleging that he was appointed mahant and she bait of certain deities and as such entitled to properties--possession asked] for--no prayer for removal of defendant--section 92, if applies--hindu law--religious endowment--math--shebait--bight to sue, if vests in him--power of transfer of mahant--custom--succession to properties endowed to math--estoppel--mahant estopped from claiming office for himself--whether can sue in name of idol through himself. - 1. many of the facts which transpire in this case were before the judicial committee in a case ram charan ramanuj das v. gobinda ramanuj das 56 ia 104 : 114 ind. cas. 571 : air 1929 pc 65 : 33 cwn 346 : 29 lw 428 : 49 clj 321 : 31 bom. lr 715 : (1929) alj 414 : 56 mlj 636 : (1929) mwn 427 (pc), and their lordships' appreciation of them is very useful for the decision of this case.2. in the town of chandrakona in the district of midnapore, located in the nayagunj quarter of the town, there is a famous math of the ramanuj soot of baishnavas. the earliest that is known of this religious and charitable foundation is that in 1810 when one lachman ramanuj das was the mahant of this institution, having succeeded one mahant gopaldas in that office, and when one of the deities installed there was.....
Judgment:

1. Many of the facts which transpire in this case were before the Judicial Committee in a case Ram Charan Ramanuj Das v. Gobinda Ramanuj Das 56 IA 104 : 114 Ind. Cas. 571 : AIR 1929 PC 65 : 33 CWN 346 : 29 LW 428 : 49 CLJ 321 : 31 Bom. LR 715 : (1929) ALJ 414 : 56 MLJ 636 : (1929) MWN 427 (PC), and their Lordships' appreciation of them is very useful for the decision of this case.

2. In the town of Chandrakona in the District of Midnapore, located in the Nayagunj quarter of the town, there is a famous Math of the Ramanuj soot of Baishnavas. The earliest that is known of this religious and charitable foundation is that in 1810 when one Lachman Ramanuj Das was the Mahant of this institution, having succeeded one Mahant Gopaldas in that office, and when one of the deities installed there was the idol Sree Sree Gopinath Jiu, one Nitai Singh made a gift by a document addressed to him as 'To the highly respected Sreejut Lachman Ramanujdas Mahant Maharaj Goswamiji.' The document was dated Magh 16, 1247, and was registered on the 24th of that month corresponding to February 4, 1840. The deed purported to deal with certain lauded properties in Parganas Brahmanbhumi and Bagri which were described as the self-acquired properties of the donor and also certain other landed properties of which it was said that the donor had obtained them from his father-in-law one Abadhut Singh, then deceased; all the said properties being detailed in a schedule appended to it. It purported to make a gift of an 8 annas share of the said properties:

for the worship of Sree Sree Gopinath Jiu of Chandrakona and of Sree Sree Sitaram Jiu who was to be installed in a temple which had been erected near his house (which upon the evidence appears to have been situate at Shamchandpur, a place about 14 miles distant from Chadrakona) and for the feeding of the mendicants and the poor.

3. And it was provided thus:

You shall, by holding possession of the aforesaid properties and declaring the same to belong to Sree Sree Iswar Jiu Thakur and on payment of rents to the landlords of the rent paying properties out of the same go on managing down to your disciple, disciple's disciple and so on in succession, the sheba and worship of Sree Sree Iswar Jiu Thakur and the feeding of Sadhus, chance guests and visitors thereof.

4. The deed shows that at. that date he kept for the family the other 8 annas share of the properties but provided that the same would be dedicated to the sheba and worship of the said two deities after the termination of the lives of himself, a widowed mother-in-law of his, his two wives and his daughter one Shyama Sundari.

5. The provision last mentioned was given effect toby Shyama Sundari, who apparently was the last of the family to die. She on Chaitra 3, 1277, ( = March 15, 1870) executed a deed of gift addressed to ''Sree-jut Lachman Ramanuj Das Mahant Maharaj Goswamiji,' and describing him as 'successor of the late Mahant Gopaldas, resident of Nayagunj Bara Asthal, Pargana Chandrakona,' dedicating the other 8 annas share of the properties in terms similar to those contained in Nitai Singh's deed of gift.

6. On Bhadra 27, 1285, B.S. ( = September 11, 1878) Lachman Ramanuj Das made a will appointing Bharat Das, his disciple, to be his successor-in-office. Of this document the Judicial Committee has said:

The document is in the form of a letter attested by various witnesses and addressed to the appointee, and the appointment is per verba de presenti; but the document is described as a will and was registered as such, and the appointment was only to operate upon the date of the appointor. In this document Lachman describes himself as the Gadinashin Mahant of the well-known Akhara Bara Asthal wherein two known idols of Raghunath Jiu and Gopinath Jiu and other idols have been installed from the time of his predecessors and to which certain other Asthals described in the schedule, and also in his possession, are said to be subordinate, of all of which he is owner and manager. Five Asthals or houses are mentioned in the schedule.

7. In making the appointment he declared, ''I appoint you as the manager and Gadinashin Mahant like me.' The five subordinate Asthals and the idols installed therein, as given in the schedule, were the following: (1) At Khirpore with Sree Sree Raghunath Jiu; : AIR1925Cal1107 Naraharipur with Sree Sree Banka Bihari Jiu; 35 A 459 : 20 Ind. Cas. 37. 11 ALJ 673 At Shyamchandpur with Sree Sree Sitaram Jiu and Shyam Sundar Jiu (said to have been installed by Shama Sundari); 48 IA 302 : 65 Ind. Cas. 161 : 44 M 831 : (1921) MWN 449 : 41 MLJ 346 : 3 UPLR (PC) 62 : 15 LW 78 : 30 MLT 66 : 3 PLT 245 : 26 CWN 537 : 24 Bom. LR 629 : 20 ALJ 497 : AIR 1922 PC 123(PC) At Samat Sree Sree Madan Mohan Jiu; and (50; At Khajari with Sree Sree Raghunath Jiu.

8. On the death of Lachman Das which took place on Bhadra 30, 1285, B.S. (= September 14, 1877) Bharat Das succeeded as the Gadinashin Mahant.

9. On Falgun 12, 1314, B.S. (= February 24, 1908), Bharat made a will. Of this will the Judicial Committee has said:

The document is in the same form as that by which he himself was appointed, and must be deemed to be a will. In it he describes himself as the Gadinashin, Chela of the Mahant Lachman, and recites his own appointment and makes Gobinda Ramanuj, Chief Chela and Malik and Gadinashin Mahant like himself. To this document a schedule is appended in the same form as the schedule to the previous document containing the names and descriptions of the five Asthals.

10. This Gobinda Ramanuj will, for the sake of brevity be called Chhoto Govinda, the name by which he used to go in order to distinguish him from another Govinda called Bara Gobinda, who was also a Chela of Bharat Das and to whom, it appears Bharat Das became considerably if not more attached later on. On August 2, 1918, Bharat Das executed two other wills. The Judicial Committee has fixed their sequence, and the parties to the present suit do not claim to go behind that finding. The first of these two wills was addressed to Chhoto Govinda. The purport of this will has been given by the Judicial Committee in these words:

It recites that Ramanuj (meaning Chhoto Gobinda) is the object of his affection and his Chela, but states that the appointor has also another disciple named Gobinda Das Rasuya (meaning Bara Gobinda), and that in the apprehension that in future there may not be good feeling between the two Chelas, after the appointor's death he is making a will according to the terms which follow. The will then purports to name Ramanuj (meaning Chhoto Gobinda) as Shebait Paricharak Mahant with the income of all the properties dedicated for the shebas of one of the minor Asthals, and in addition with two bighas of land taken from one of the other Asthals, and gives to him the ornaments of the idols of the bequeathed Asthal and its other possessions to be enjoyed after the appointor's death by Ramanuj (i. e. Chhoto Gobinda), his Chelas and par-Chelas in succession. The will then purports to speak of the Bara (or greater) Asthal as being the original Gadi of the former Mahant, and to require the appointee and his successors to pay one hundred rupees per year to this principal Gadi. The will does not in. terms say who is to be the Mahant of the principal Math, but it obviously contemplates the appointment of Rasuya (i. e. Bara Govinda), because it goes to provide that if either of the two die before appointing a successor, the surviving Mahant would take his place and become Mahant of the whole.

11. For the purposes of the present case a few more words are necessary to be said in respect of this will. Sitaram Jiu and Shyam Sundar Jiu and other idols located in Shamchandpur Asthal were put in charge of Chhoto Govinda, he being appointed Shebait Paricharak Mahant thereof. Two Asthals, one at Shamat and the other at Jatra, which did not find any mention in Bharat's will of 1908 or in Lachman's will of 1878 or anywhere else previously and so must be taken to have been established in Bharat's time, together with the idols located therein were made appurtenant to Shyamchandpur Asthal. And all the properties which were covered by the gifts of Nitai Singh and his daughter Shyama Sundari and some other property of one of the other subordinate Asthals were allotted to Shyamchandpur Asthal and all these properties and the ornaments and other possessions of the idols of the said Asthal were formed into a distinct estate. And it was thus provided:

On my death you snail bring into your possession and occupation the whole of the estate including movable and immovable properties obtained by you together with gold and silver ornaments of the Thakur Jius, their utensils, cut glass Jhars (chandeliers), lanterns, shawls, doshalas and the cash in hand, paddy, money advanced as loans in my own name or in benami, income from paddy lent on interest, and cattle, etc., and baris and houses, etc., of Shyamchandpur as they have been in my ownership and possession and continue to possess and enjoy down to your Chelas in succession.

12. The second will was in form similar to that of the first. It was addressed to Bara Gobinda Das. He is addressed therein as Govinda Das 'Rashuiya', a description of him which is also to be found in the other will of the same day. It may be mentioned here that Lachman in his will dated 1878 had described Bharat as his 'Rasbuiya's disciple' and Bharat in his turn in his earlier will of 1908 had described Chhoto Gobinda also as his 'Rashuiya' disciple; and from this it is fairly clear that the practice amongst the Gadinashin Mahants of the Bara Asthal was to treat the 'Rashuiya' (that is to say the disciple, food cooked by whom is taken by the Mahant) as the object of preference in the matter of appointment as his successor. Of this second will the Judicial Committee has observed thus:

It recites that the appointor has the two Chelas and that he has executed a will to the effect that out of the properties which ho owns and possesses as Shebait he has made over the two bighas of land and the properties appertaining to the particular minor Asthal of Ramanuj (i. e. Chhoto Gobinda), and proceeds to bequeath all the rest of the properties of which he is possessed to Rashuiya (i. e. Bara Gobinda) appointing him Gadinashin Mahant like himself, nominating him Malik of the Asthal and providing that he should continue in possession down to his Chelas and par-Chelas in succession. The will further provides that Rashuiya (i. e., Bara Gobinda) shall for the benefit of the Shebaits of the principal idols receive the sum of one hundred Rupees a year from the other Mahant, who is described, as he it) described in the other will, as the Paricharak Mahant of the particular idols appertaining to the minor Asthals. The will concludes with a similar clause to that in the other will providing that in case either Mahant dies without appointing a successor, the other Mahant shall succeed.

13. In the schedule appended to this will in which the subordinate Asthals were listed Shyamchandpur Asthal or the idols installed therein found no mention.

14. Bharat died on Bhadra 10, 1325, B. 3: (--August 27, 1918), and disputes then arose between the two nominees. An arrangement was, however, effected and embodied in two ekrarnamas both executed on Magh 15, 1326, (=January 29, 1919) 'whereby the provisions of Bharat's two wills were recognised and each of the parties entered into possession of their respective offices 'as conferred by the wills.' Bara Gobinda died on February 18, 1920, having by a will of that date, appointed Ram Charan Das Rasuiya, his successor.

15. On March 25, 1920, Chhoto Gobinda instituted a suit T.S. No. 126 of 1920 against Ram Charan and others for declaring himself Gadinashin Mahant at the Nayagunj Bara Asthal. He took his stand upon his right to be the successor of Bharat as the senior Chela of the latter and also upon the will of Bharat of 1908. He attacked Bharat's wills of 1918 as having been brought about by fraud and undue influence and also on the ground of want on the part of Bharat of a sound disposing mind. He assailed the two appointments made by the wills of 1918 as ultra vires and illegal, and said that 'the Math consisting of the various Asthals could not be divided.' And he impugned the title of Ram Charan Das on the ground that the alleged will of Bara Gobinda dated February 18, 1920, was not genuine. As regards the ekrarnamas he pleaded that they could not affect his title to the office.

16. Ram Charan Das filed a written statement in the suit repudiating the will of Bharat of 1908, and the right of Chhoto Gobinda as Bharat's senior Chela, and taking his stand upon the two wills of Bharat of 1918 and also pleading that the ekrarnamas created an estoppel as against Chhoto Gobinda. He relied for his own title upon Bara Gobinda's will of February 19, 1920. And as regards the disposition made by the wills of 1918 he averred:

The said two Asthals are not merely two names of the same Math. The Nayagunj Asthal is the superior Asthal and the Syamchandpur Asthal is the Asthal subordinate to the Nayagunj Asthal: and for this reason, by the Niyog Patra of Sraban 17, 132,3, B.S, the late Mahant Bharat Ramanuj Das nominated the late Bara, Gobinda Ramanuj Das as the Mahant of the Nayagunj Bara Asthal. And the late Bharat Ramanuj Das Mahant who held the office of the Mahant for a long time fully realised that it was difficult for one man to carry on satisfactorily the Deb Sheba of the two Asthals and as a result of his experience, though he nominated the late Bara Gobinda Das Mahant to be the Gadinashin Mahant of the Bara Asthal, i. e., of the Nayagunj Asthal, yet he, for the convenience of Deba Sheba, nominated the plaintiff to be the Mahant of the Shyamchandpur Asthal which is subordinate to the Nayagunj Asthal. And as a mark of subordination of the Shyamchandpur Asthal and of the Mahant of that Asthal, under the Nayagunj Asthal and its Mahant, it was directed that the plaintiff would, out of the income of the Debuttlar properties appertaining to the Syamehandpur Asthal, i.e., the properties described in the Niyog Patra made in his favour on Sratan 17, 1325 B.S. pay Rs. 100 annually to the Mahant of the Nayagunj Asthal. Under the circumstances the plaintiff being the dependent Mahant, has no cause or right to bring the present suit. There is no custom or practice in vogue that there cannot be two Mahants at one and the same time. The plaintiff was not and cannot be appointed the Gadinashin Mahant on the basis of the Niyog Patra of 1314. B.S. The plaintiff is not the chief Chela. Admitting for argument's sake that the appointment of more than one Mahant is invalid, the plaintiff having been appointed a dependent Mahant, his appointment is invalid. The plaintiff is bound to vacate the Shyamchandpur Asthal and to relinquish possession of the Debut-tar properties, etc., in favour of the defendant No. 1. The Nayagunj Asthal and the Shyamchandpur Asthal do not appertain to the same Math. Only, the charge of looking after the properties and the Deb Sheba of those two Asthals was formerly entrusted to one Mahant. The statement that the two Niyog Patras of 1325 B.S. are not binding upon the plaintiff is untrue. It being disclosed that out of the said two Niyog Patras the plaintiff derived title on the basis of one executed in his favour, he has no right to impeach the said two deeds.

17. The Subordinate Judge dismissed the suit on November 27, 1922, but the High Court reversed his decision by a judgment dated February 27, 1925, reported in Gobinda Ramanuj Das v. Ram Charan Das : AIR1925Cal1107 . Ram Charan Das preferred an appeal to the Privy Council. While that appeal was pending Chhoto Gobinda was arrested on a charge of rape on August 27,1928. On Aswin 23,1335 ( = October 9,1928), when Chhoto Gobinda was out on bail in connection with the said charge, he appointed one Rameswar Das as Gadinashin Mahant alter him for the Nayagunj Bara Asthal and all subordinate Asthals including the Asthal at Shyamchandpur with full powers of control and management of all Debutter properties and the shebas and Pujas, etc., On December 17, 1928, the decision of the Judicial Committee was pronounced restoring the decision of the Subordinate Judge. Ram Charan, soon after, took possession of his office as Gadinashin Mahant at the Nayagunj Bara Asthal. Thereafter Chhoto Gobinda was convicted of rape and sentenced by the trial Court to a year's rigorous imprisonment, which on an appeal preferred to this Court was enhanced to rigorous imprisonment for seven years. On August 9, 1929, Ram Charan Das instituted the present suit against Chhoto Gobinda as the defendant No. 1 and Rameshwar as the defendant No. 2.

18. The plaintiff, in his plaint, described himself as Mahant Ram Charan Ramanuj Das, Shebait and Paricharak of deities Sree Sree Gopinath Jiu Sree Raghunath Jiu and Sree Sree Sitaram Chandra Jiu. After setting out the known history of the Math and the Asthals right down to the decision of the Judicial Committee in Chhoto Gobinda's suit against himself, he challenged the appointments and divisions made by Bharat in his wills of 1918 stating in para. 12 of the plaint:

the office of a Mahant or Shebait of the Math is not divisible and the Asthals appertaining to the Math are also not divisible. Bharat Ramanuj Das had no right to give away properties belonging to one Thakur to another or properties belonging to two Thakura to one Thakur exclusively.

19. He relied upon the right of Bara Gobinda as successor to the office of Mahant of the Nayagunj Bara Asthal and asserted that all reservations of that right which Bharat had made by his wills of 1918 were invalid and that the appointment of defendant No. 1 as Shebait in respect of some of the properties belonging to the Math was such a reservation and so was invalid. He challenged the disposition of properties made by Bharat in favour of the Shyamchandpur Asthal subject to payment of Rs. 100 by the Shebait of that Asthal to the Gadinashin Mahant of Nayagunj as an alienation in the nature of a perpetual lease at a fixed rental and so beyond the competence of the Mahant. He alleged that his written statement in T.S. No. 126 of 1920 was filed at a time when he was not aware of all the circumstances and usages connected with the endowments as he had then come into office as Gadinashin Mahant quite recently. He averred that even if the Asthals appertaining to the Math be held to be separate they have always, according to the customs and usages of the Math, been held and presided over by one and the same Gadinashin Mahant, and that more than one Mahant can never be appointed in respect of them. He challenged the right of the defendant No. 1 to continue in office as Shebait of Shyamchandpur Asthal on the ground of his character. He assailed the fact of the appointment of the defendant No. 2 by the defendant No. 1 as his successor and also his fitness for the office. On these allegations he averred in para. 19 of the plaint.

That the provision contained in the will of

Bharat Ramanuj Das that the Chela of defendant No. 1 is to succeed him at Shyamchandpur and the similar provision made in the ekrarnama executed by Bara Gobinda are void and of no effect. Hence even if defendant No. 2 be found to be a Chela of defendant No. 1 he is not entitled to succeed him at Shyamchandpur as Shebait, thus perpetuating an illegal division.

20. Of the prayers in the plaint the one that requires mention is the prayer for a declaration of the plaintiff's right and title to the properties in the schedule and a declaration that the defendants had no right therein and for khas possession thereof. The properties in the schedule are the temples, as well as the deities of the Shyamchandpur Asthal including the two Asthals at Jatra and Samaj and all properties, movable and immovable, which belonged to those Asthals and deities.

21. Two written statements were filed, one by the defendant No. 1 and the other by the defendant No. 2, both challenging the plaintiff's right to succeed in the suit. The issue which arose upon the pleadings and will be dealt with presently will give sufficient idea as regards the defences that were taken. The Subordinate Judge having decreed the suit except as regards a few items of properties, the defendants have preferred this appeal.

22. The arguments addressed to us may be conveniently dealt with, taking the issues one by one, and we propose to adopt that course.

Issue No. 1.--Is the sanction of the Advocate-General or the Collector necessary to bring this suit If so, is the suit bad for want of the said sanction ?

23. The suit is not of the character contemplated by Section 92 of the Code of Civil Procedure. The plaintiff has come into Court alleging that he is the Mahant of the Bara Asthal at Nayagunj, rightly appointed to that office and that he, as Shebait of the three deities named in the cause title to the plaint, is entitled to the properties and asking to be put into possession of them as such Mahant and Shebait. No prayer for the removal of the defendents or any of them was made, and on the frame of the suit no such prayer was necessary. To such a suit Section 92 of the Code has no application ; and so the issue, in our opinion, has been rightly answered in the negative; Muhammad Abdul Majid Khan v. Ahmad Said Khan 35 A 459 : 20 Ind. Cas. 37. 11 ALJ 673.

Issue No. 2. Not pressed.

Issue No 3.--Estoppel. Estoppel is said to arise in two ways : firstly by reason of the plaintiff's written statement in Title Suit No. 126 of 1920 ; and secondly, by reason of the ekrarnama of 1919 which Bara Gobinda executed in favour of the defendant No. 1. The statements which are contained in the written statement and to which reference has already been made in detail by quoting an extract from para. 17 thereof are admissions but create no estoppel. The admissions, in our opinion, have been sufficiently explained. As regards the ekrarnama, the learned Judge was of opinion that the position of Bharat, or of Bara Gobinda or of the plaintiff was that of a manager on behalf of the deities and as such, the plaintiff, though he came in on the strength of his own appointment as Gadinashin Mahant, by Bara Gobinda, does not in fact, claim through Bara Gobinda as in the case of inheritance and that, therefore, he cannot be bound by the ekrarnama by which Bara Gobinda would be bound. The question of estoppel on the ground of the ekrarnamas was raised as an issue in Title Suit No. 126 of 1920, and the High Court has held that no estoppel was effected by the compromise expressed by the ekrarnamas. Their Lordships of the Judicial Committee, on that question, observed thus:

With regard to the defence, which is founded upon the ekrarnamas the reasoning of the learned Judges in the High Court is not easy to follow. When two parties enter into an agreement whether it be of compromise or in some other respect each procures the advantage of the agreement from the other, and no further advantage need be, looked to for support of the agreement. As far as the two parties to the agreement are concerned, each obtained for himself the benefit of an unquestioned title and prevented him from the other's title to the respective office and the present defendant as privy in estate with Bara Gobinda would appear to be equally entitled to take advantage of the agreement. It might be, however, that owing to the form of this particular suit the agreement would not constitute a defence because in form it is not a suit brought by Gobinda Ramanuj, but by the two idols acting through him as their alleged Shebait, an idol being a juridical entity in Indian Law see Vidya Varuthi Tirtha v. Balusami Ayyar 56 IA 104 : 114 Ind. Cas. 571 : AIR 1929 PC 65 : 33 CWN 346 : 29 LW 428 : 49 CLJ 321 : 31 Bom. LR 715 : (1929) ALJ 414 : 56 MLJ 636 : (1929) MWN 427 (PC). Hit was necessary to pursue this matter,, it would be proper to enquire whether Ramanuj could by claiming to use the name of the idols as plaintiffs prejudge and preclude any issue which would bear upon the question of his title to be Gadinashin Mahant. But in their Lordships' opinion the defendant can succeed upon the other grounds.

24. Upon these observations of their Lordships it seems to us clear that on the question of the respective offices of the two parties, as created by Bharat's two wills of 1918 and as evidenced by the compromise expressed in the ekrarnamas there was an estoppel created as against Bara Gobinda on the one hand and Chhoto Gobinda on the other. So far as the office was concerned, there was a privity of estate between Bara Gobinda and the plaintiff. It was, therefore, that their Lordships said in the passage quoted above that 'the present defendant (meaning Ram Charan) as privy in estate with Bara Gobinda would appear to be equally entitled to take advantage of the agreement'. And their Lordships further suggested that Chhoto Gobinda by having a suit instituted by the idols through himself as the holder of the office of Gadinashin Mahant could not prejudice and preclude any issue which would bear upon the question of his title to be Gadinashin Mahant. In other words, if he was estopped from claiming that office for himself, he could not get over that estoppel and have it assumed that he was Gadinashin Mahant by having a suit instituted by the idols through himself as Gadinashin Mahant. Estoppel is reciprocal; and so the plaintiff if he stood in need of a declaration that the defendant No. 1 is not the holder of the office which Bharat purported to confer on him by the wills of 1918 would have been similarly estopped. But here the plaintiff is relying upon his own title as lawfully created Gadinashin Mahant of the Bara Asthal at Nayagunj, a title which can no longer be disputed. His case is that in that capacity he is the Shebait of three deities. He has got this suit instituted by himself but as such Mahant and Shebait as aforesaid. The right of suit vests not in the deities but in the Shebait: Maharaja Jagadindra Nath Roy Bahadur v. Rani Hemanta Kumari Debi 311 A 203 : 32 C 129 : 6 Bom. LR 765 : 1 ALJ 585 : 8 CWN 809 : 8 Sar. 698 (PC). It makes no difference whether the idol sues as represented by the Shebait or the Shebait sues as Shebait of the idol; the substance of the claim is the thing to be regarded. [Radha Binode Mandal v. Gopal Jiu Thakur . To raise an estoppel as regards the reliefs claimed in the suit, having regard to the nature of the reliefs asked for, such estoppel must be one operative against the deities themselves. But we do not see that there can be any such estoppel.

Issue No. 5--Res judicata. We do not see how any such issue can arise at all. The only claim in the previous suit was a claim to the Gadinashin Mahaniship of the Bara Asthal at Nayagunj and the present plaintiff had. only to defend himself against that claim. He did not, as indeed he was not bound to, put forward any claim to the properties appurtenant to that Asthal or to his office as Gadinashin Mahant or as belonging to the deities whose names are to be found in the cause-title to the plaint.

Issues Nos. 4 and 7--Plaintiff's right and title to Shebaitship of Sree Sree Sitaram Jiu--His right and title to the disputed properties--His locus standi to institute this suit.

25. A flood of light is thrown on these issues by the evidence which the defendant No. 1 himself gave in Title Suit No. 126 of 1920. He said there:

The two Asthals named before (meaning the Bara Asthal of Nayagunj in Chandrakona and the Shyamciiandpur Asthal) are not independent, they are branches of one Asthal. Shyamchandpur Asthal is not subordinate to Candrakona Asthal** there is no usage that at the same time there may be two Mahanti of these two Asthals. There is no usage that a Mahant can divide Debuttar proper-lies between two or more Chelas. More than one Mahant was not appointed at the same time in Candrakona Debuttar Mahal.

26. The learned Judge has rightly observed that there is no special significance in the word 'Paricharak' which is used in same of the documents which are to be found in this case, the word literally meaning a servitor, that is to say, of the deities and that every Mahant in his capacity as Shebait is a Paricharak Mahant. And the expression Gadinashin Mahant as used in the documents that are in this case has a special significance indicating a superiority due to his petition as the head of the original foundation the Bara Asthal at Nayagunj (Sree Lachman's will of 1878; Bharat's will of 1908. Bharat's will of 1918 in favour of Bara Gobinda ; Bharat's will of 1918 in favour of Chhoto Gobinda in which the expression 'Shebail Parieharak Mahant' is used with reference to Chhoto Gobinda, evidently with the object of implying a distinction in the way of some sort of inferiority; Bara Gobinda's deed of appointment of 1920 in favour of the plaintiff wherein the latter is appointed a 'Paricharak). The principal Asthal known as the Nayagunj Bara Asthal or the Chandrakona Math is a Maurashi Math of the Ramanuj sect of the Baishnavas. There is no question that the Gadinashin Mahant-ship of this Math devolves upon the chief Chela nominated as successor by the outgoing Mahant. The subordinate position occupied by the Shyamchandpur and (?) Asthals to the Bara Asthal at Nayagunj cannot be disputed having regard not merely to the oral evidence that is there in the case, but such evidence as is afforded by the express terms contained in Lachman's will of 1878, Bharat's will of 1908 and his last two wills of 1918 and the provision as to payment of Rs. 100 annually that is contained in the said last two wills of Bharat. It is, therefore, reasonably clear that prima facie the Gadinashin Mahant of the Bara Asthal such as the plaintiff himself is, would be competent to represent any of the deities, which are installed therein or in the Asthals subordinate to it, in any suit which he may choose to bring as such Mahant and as Shebait in respect of any of them. His right as such Mahant and Shebait stands supreme, unless of course there is a counter title in his way precluding him from exercising such right. The learned Judge was, therefore, in our opinion right in holding that:

Plaintiff as Gadinashin Mahant at Nayagunj has automatically seisin of all the properties either attached to Shyamchandpur or Candrakona, and as such, he has right as Gadinashin Mahant to claim title and possession in all such properties.

27. There is no question that there was a cause of action by reason of the defendant No. 2 having resisted the plaintiff's attempts to recover possession of the Shyamchandpur and the other Asthals and the properties allocated thereto by Bharat's will of 1918 in favour of Chhoto Gobinda and of the plaintiff being kept out of possession in consequence of such resistance. In such circumstances the suit as framed was maintainable.

28. The dispositions made by Bharat Das in his will of 1918, the validity of which has to be considered in the present case, are of a threefold character: Creation of a separate Mahantship for the Shyamchandpur Asthal; 2nd, division of properties; and! 3rd, severance of the two Maths, viz., Jatra and Samat, from the Bara Asthal at Nayagunj and their attachment to the Shyamchandpur Asthal.

29. Now, in order to consider the first two of these matters, it is very necessary to examine the terms and conditions of Nitai Singh's grant and the grant made by his daughter Shyama Sundari which was on similar lines to that of her father. By these grants the properties gifted were dedicated to the sheba and worship of Gopinath Jiu, who was one of the deities of the Bara Asthal and of Sitaram Jiu to be installed in the Shyamchandpur Asthal, and the duty of performing the sheba and worship of the said idol was entrusted to Lachman Das and his disciple and disciple's disciple and so on in succession. The grantors had no authority to make any change in the Shebaitship of Gopinath Jiu of Bara Asthal. Consequently the intention of the grantors must have been that the successors of Lachman Das, who would be the Gadinashin Mahants of the Bara Asthal would also be Shebaits, in succession, in respect of the idol Sitaram Jiu. When the idol. Shyamsundar Jiu was installed in the Asthal at Shyamchandpur by Shyama Sundari, the Shebaitship of the idol, too, must have been similarly intended; for there was no direction to the contrary. In such circumstances, we think it may be reasonably held that the condition under which the grants were received and the Asthal at Shyamchandpur came into being was that the line of Shebaitship of the Asthal at Shyamchandptir would be the same as that of the Bara Asthal; in other words, that the Gadinashin Mahant and Shebait of the Bara Asthal would also be the Shebait of the idols at the Shyamchandpur Asthal. That indeed was the disposal made by Bharat in his will of 1908 by which he had appointed Bara Gobinda as the Gadinashin Mahant 'like himself. By the wills of 1918 Bharat appointed Bara Gobiada as the Gadinashin Mahant 'like himself and also appointed Chhoto Gobinda as Paricharak Mahant of the Shyamchandpur Asthal making it perfectly clear, as has been already explained, that the Shyamchandpur Asthal was subordinate to the Nayagunj Asthal.

30. A very important judgment describing the different classes of Maths or Asthals and the rights and office of the Mahant is that of the Judicial Committee in the case of Ram Prakas Das v. Anand Das 43 C. 707 : 33 Ind. Cas. 583 : 20 CWN 802 : 14 ALJ 621 : (1916) 1 MWN 406 : 31 MLJ 1 : 18 Bom.LR 490 : 3 LW 556 : 24 CLJ 116 : 20 MLT 267 : 43 IA 73 (PC). It has been said in that case that it is the rule that properties endowed to a Math or Asthal is held by the Mahant as its owner, and the succession to him in such property follows with the succession to the office; that the nature of the ownership is an ownership in trust for the Math or institution itself; and that it must not be forgotten that although large administrative powers are undoubtedly vested in the reigning Mahant, this trust does exist and that it must be respected. The Nayagunj Bara Asthal is a class of Maths known as Maurashi, the office of the Chief Mahant being hereditary and devolving upon the Chief disciple of the existing Mahant, who, however, usually nominates him as his successor. The supreme head of the institution is the Gadinashin Mahant who, as the evidence indicates, must be celebate, and presumably a Baishnav of the Ramanuj sect, the Math itself being one of that particular sect. All authorities point to the supreme head of a Math being a single person: [See Sammantha Pandasa v. Sellappa Chetti 2 M 175 at p. 179 Vidyapurna Thirth aswami v. Vidy anidhi Thirthaswami 27 M 435 at pp. 439, 457 ], though there may in some cases be a Chief or presiding Mahant and also other Mahants of lesser grade [See Mahant Ramanuj Das v. Debraj Das 6 SDA Rep. 262 at p. 268, cited in Ram Prakas Das' case 43 C. 707 : 33 Ind. Cas. 583 : 20 CWN 802 : 14 ALJ 621 : (1916) 1 MWN 406 : 31 MLJ 1 : 18 Bom.LR 490 : 3 LW 556 : 24 CLJ 116 : 20 MLT 267 : 43 IA 73 (PC), supra]. It is not at all clear that Bharat's intention was to effect, a division of the Mahantship of the Bara Asthal; on the other hand, by appointing Chhoto Gobinda as Shebait Paricharak Mahant, it is possible that he intended to create a subordinate Mahanship in his favour. That the Mahantship created in favour of Chhoto Gobinda was a minor Mahantship was assumed by the Judicial Committee also in the previous litigation. Subordinate Asthals may have and do often have each a Mahant of its own at his (its ?) head. An original foundation with a Gadinashin Mahant exercising jurisdiction over a subordinate Asthal or Math with a Mahant of its own is not unoften found with relations existing between them in respect of proprietary rights to their respective possession depending upon their respective constitutions [See Kashi Bashi Ramling Swami v. Chitambarnath Coomar Swami 20 WR 261, Gyana Sambandha Pandara Sannadhi v. Kandasami Tambiran 10 M 375]. Similarly as regards the Shebaitship of the idols, it is not; clear that the rights of Shebaitship were relinquished or that anything more than a delegation of the ministerial duties of the Shebait was made in favour of Chhoto Gobinda with a direction that he would continue to possess and enjoy the properties down to his disciples in succession, on performing those duties. And such an arrangement would be sufficiently justified on the ground of convenience, the Asthals being situated 14 miles apart. Mookerjee, J. in the case of Proyad Das v. Kriparam 8 CLJ 499, on a consideration of the authorities bearing on the point, has laid down that the Mahant of a Math, unless there is a custom to the contrary, cannot ordinarily transfer the right of management vested in him even though such transfer is coupled with an obligation to manage in conformity with the trust annexed thereto. It is, however, not impossible to read the dispositions as amounting only to a transfer of the management and not to a transfer of the right of management. Moreover, as regards these offices that were created, upon the view which their Lordships of the Judicial Committee have expressed the ekrarnamas of 1919 would afford to a bar to the plaintiff's challenge, the interest involved being one purely personal to the plaintiff.

31. The dispositions made in respect of the properties amount to a matter far more serious. By them properties dedicated to the worship of Gopinath Jiu of the Bara Asthal and of Sitaram Jiu (possibly also of Sham Chand Jiu installed by Shyama Sundari) were transferred to the Shyamchandpur Asthal, in deprivation of Gopinath Jiu and to be applied to the sheba and worship of the deities Sitaram Jiu and Sham Chand Jiu and the other Thakurs at Shyamchandpur and also other Thakurs in village Jatra. Transference of properties held in trust for the Math or institution in this way, the effect of which is to deprive some beneficiary intended by the trust and to benefit some other beneficiary which the trust never contemplated is clearly outside the powers of the Mahant. This diversion, which is indefensible on principle, has been sought to be justified on several grounds. It has been urged in the first place that the arrangement that was made by these dispositions was not a new arrangement but one which existed from before. This ground is baseless for all that the evidence makes out is that there was a collection centre at Shyamchandpur from which the rants of these properties, which were now made into a separate estate, used to be collected. That arrangement in its nature was very different from what was now made. It has next been argued that the disposition were not injurious to the foundation. But we do not see how that can be truly said, seeing that Gopinath Jiu was entirely deprived of the benefit of the trust and the benefit that was meant for other idols was certainly reduced. Lastly it has been contended that the dispositions should be supported on the ground of convenience. We are not prepared to accede to this contention. Of necessity or convenience there was no suggestion in the wills, which recited the reasons for the disposition in very different terms. It was said in them that the reason was that it was apprehended that there may not be good feeling between the two Gobindas and so as a means of preventing disputes between them in future the dispositions were being made. The Judicial Committee has observed:

There is no direct authority as to the power of the Mahant who has a number of separate Asthals, which by usage have all been held by one man, to provide for their division between his successors, or to saddle the property of one or more of the component Asthals with a reservation in favour of the others. All that can be safely said is that, as the essence of the law governing these Maths lies in the following of custom or usage [See Vidya Varuthi Thirlha v. Balasami Ayyar 56 IA 104 : 114 Ind. Cas. 571 : AIR 1929 PC 65 : 33 CWN 346 : 29 LW 428 : 49 CLJ 321 : 31 Bom. LR 715 : (1929) ALJ 414 : 56 MLJ 636 : (1929) MWN 427 (PC), already cited], prima facie such a separation would be improper, unless there were special circumstances justifying it. But their Lordships desire to be understood as expressing no determination upon the point as in their view it is unnecessary.

32. No custom justifying the course adopted has been set up, or attempted to be proved. The arrangement was not for a time but was to operate for all times. And all that Gopinath Jiu could receive in lieu of the properties thus taken away was the benefit arising out of the one hundred rupees per year which was made payable to the Bara Asthal at Nayagunj by the Asthal at Shyamchandpur. The essence of an arrangement of this character is a permanent alienation for a fixed amount payable yearly, and so it is very much like the granting of a permanent Mokurari lease of debuttar property which is outside the powers of the Mahant.

33. The detachment made of the Asthals at Jatra and Kamat from the control of the Gadinashin Mahant of the Bara Asthal and amalgamating them with the Shyamchandpur Asthal was something more than an arrangement made for convenience of administrations. The properties and possessions of these Asthals were made available to the expenses of the Shyamchandpur Asthal as a whole, and if the benefits which the Bara Asthal derived from these to subordinate Asthals or the control which it exercised over them was withdrawn--as prima facie was the result--these dispositions also were improper.

Issue No. 8.--Character of the defendant No. 1 and his dealings as Mahant.

34. We agree with the learned Judge in holding that the specific allegations made against him as regards his moral character have not been established. The judgment in the criminal case, on which the learned Judge has relied, only established the fact that he was convicted of the charge. Whether in such circumstances the defendant No. 1 is fit to hold the office of Mahant is not a question which is really pertinent to this case in which his removal has not been asked for

Issue No. 9.--Right of the defendant No. 2 as Chela of the defendant No. 1--His right to succeed to the defendant No. 1.--His dealings with debutter property.

35. The learned Judge has held, contrary to the plaintiff's case on the point, that it is not necessary that a Mahant of a Math of the present description should be a Gouriya Brahmin, and that even if a man renounces his family ties after his marriage and embraces Brahmacharyya, he may be fit to be appointed to that office. With this conclusion we are in agreement having regard to the materials that we have before us. But the learned Judge has also found that the defendant No. 2 is a Gouriya Brahmin and is an unmarried man. And as we also agree in this finding we must hold that the plaintiff has failed to show that the defendant No. 2 is precluded from being appointed Mahant. The conduct of the defendant No. 2 in connection with the charge made against him for misappropriating the ornaments of the idols and usufructs of debuttar properties is a matter which is not quite relevant for the purposes of this suit, no prayer for his removal having been made. We do not affirm the findings which the learned Judge has arrived at this question, as in our opinion an investigation into this matter is wholly unnecessary here. The two questions that really arise for consideration on this part of the case are: 1st, whether the defendant No. 2 had been admitted as a Chela of his by the defendant No. 1 ; and 2nd, whether by reason of his conviction in the criminal case referred to above the defendant No. 1 was incompetent to appoint the defendant No. 2 as his successor. On the first of these questions the case put forward on behalf of the defendants is that the defendant No. 1 had a Chela named Giridhari who died and after his death he initiated the defendant No. 2 with the necessary ceremonies into his Ghelaship. We have been taken through the oral evidence of the witnesses who have spoken about this initiation, but we are not, just as the Court below was not, satisfied that this evidence is really trustworthy. There is a statement a very clear and deliberate statement, which is to be found in the deposition of the defendant No. 1 himself in Title Suit No. 126 of 1920. This deposition was given in July 1922, which was after Ghaitra 1327, and there the defendant No. 1 said:

I have no Chela,--(adds) I have kept a man for making him Chela * * On the occasion of initiation of a Chela, Homa is performed, Thakur is worshipped, panchosunskar is done. Baojis remain there to play music.

36. He knew perfectly well what had to be done for the initiation of a Chela and if any of these things was actually done, the matter would have on that day been quite fresh in his mind. It is quite true that it would have been better if the attention of the defendant No. 1 had been drawn to this previous statement of his. when he was deposing in the present suit, in the manner laid down in Section 145 of the Indian Evidence Act. But even though that course was not adopted, we think this previous statement entirely discredits his present story on the point. On the evidence, such as it is, we are unable to hold that it has been established that the defendant No. 2 had been duly and properly taken by the defendant No. 1 as a Chela. As regards the second question, we have not been shown any authority that a conviction in a criminal case incapacitates a person from making an appointment of his successor. The right of nomination being a right appurtenant of the office, the right would, in our opinion, subsist so long as the office continues.

Issue No. 6.--Limitation.

37. This suit was instituted within twelve years of the death of Bhaart Das, which is the earliest point of time at which the adverse possession of the defendant No 1 could have commenced to run as against the Shebait of the Nayagunj Asthal or against any of the idols represented by him. The suit, therefore, is not barred on the principle of the decision of the Judicial Committee in the case of Damodar Das v. Lakhan Das 37 C 885 : 7 Ind. Cas. 240 : 14 CWN 889 : 12 CLJ 110 : (1910) MWN 303 : 7 ALJ 791 : 8 MLT 145 : 20 MLJ 624 : 12 Bom. LR 632 : 37 IA : 147 (PC). No shorter period of limitation, in our opinion, will apply to the case. Article 124 of the Limitation Act relates to a suit for possession of a hereditary office, which is not the kind of office concerned in the present suit. Nor would Article 120 have any application, because the plaintiff does not want any relief in any other shape than a recovery of possession of the properties in his capacity as Gadinashin Mahant of the Nayagunj Math and as Shebait of the deities named in the cause title to the plaint. The nature of the present suit and the cause of action on which it is founded are very different from those in which a person has to be ousted from his office before possession can be asked for as against him. See Debendra Nath Mitra Majumdar v. Sheikh Shafatulla : AIR1927Cal130 . In the present case the reliefs that are asked for are on the basis of the plaintiff's own title as Gadinashin Mahant of the Nayagunj Math and as Shebait of the deities whom he purports to represent as plaintiff. The question of the validity of the office which the defendants hold no doubt arises in the suit, but only as a defence to the action and incidentally.

Issues No. 10--Reliefs.

38. The only question that arises on this issue at the present stage relates to some of the properties in respect of which it is urgent that the plaintiff has not proved that they are debuttar- properties. The Subordinate Judge has held that they are debuttar properties on following reasoning:

Ordinarily plaintiff who claimed the properties ought to have shown whether the properties are debuttar, but here the properties are in possession of the Mahant in his capacity as such along with other debuttar properties and it is admitted that in respect of one of the properties there was a mortgage as Shebait. So it is for the Shebait to prove if there are any properties otherwise than debuttar, i. e. his personal properties. The defendant says that he has private, Rokars but these are not produced. I must, therefore, say that it has not been made out that any of them is property of the defendant No. 1 Chhoto Gobinda.

39. This reasoning is open to objection, because there is no presumption in law that if a Mahant holds any property it is prima facie debuttar property. The plaintiff in such a case, just as much in any other case, has the burden on him of establishing that the properties in respect of which he is asking for possession are properties to the possession of which he is entitled in the right in which he sued. It appears, however, that a prima facie case as regards the debuttar character of the properties as appertaining to the Nayagunj Asthal was made out by the plaintiff's witness No. 1 Surendra Nath Ghose, and that that case has not been rebutted on behalf of the defendants by any evidence, oral or documentary. In such circumstances the decree in respect of the properties is, in our opinion, sufficiently justified.

40. The appeal in our judgment fails and must be dismissed with costs.


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