GOBBURI SHOBAYYA Vs. COMMR. OF H.R. & C.E. & ORS.
LAWS(SC)-1982-11-38
SUPREME COURT OF INDIA
Decided on November 10,1982

Gobburi Shobayya Appellant
VERSUS
Commr. Of H.R. And C.E. And Ors. Respondents

JUDGEMENT

- (1.) The fact that the public has unrestricted access to the temple, its location and its pattern, and the dedication of the temple under the founder's will to the public leave no doubt that the trial court, the learned Single Judge and the Division Bench of the High Court were right in holding that there is no merit in the contention of the plaintiff-appellant that the temple is not private property. The appeal is accordingly dismissed with no order as to costs.;


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