PATHURI VENKATA NARAYANA AND ORS. Vs. THE HINDU RELIGIOUS ENDOWMENTS BOARD
LAWS(MAD)-1944-12-19
HIGH COURT OF MADRAS
Decided on December 06,1944

Pathuri Venkata Narayana And Ors. Appellant
VERSUS
The Hindu Religious Endowments Board Respondents

JUDGEMENT

Somayya, J. - (1.) ONE common question arises in all these second appeals and that is whether certain lands which were granted to the holders of two offices of swastivachakam and vedaparayanam are liable to contribution under Section 69 of the Madras Hindu Religious Endowments Act, Under that section: Every math or temple and every specific endowment attached to a math or temple shall pay annually for meeting the expenses of the Board such contribution not exceeding one and a half per -centum of its income as the Board may determine. And endowment is defined by Section 9(11) as meaning: all property belonging to, or given or endowed for the support of, maths or temples or for the performance of any service or charity connected therewith and includes the premises of maths or temples but does not include gifts of property made as personal gifts or offerings to the head of a math or to the archaka or other employee of a temple.
(2.) THERE is an observation of Curgenven, J., in Kotayya v. : AIR1933Mad549 , to the effect that the definition of an endowment in Section 9 is wide enough to include properties which were given to the temple servants burdened with the performance of services connected with the temple. The learned Judge expressed his opinion on page 733 thus: An endowment includes (I am going to quote only the relevant portion) ' property given or endowed for the performance of any service connected with the temple'. Ordinarily speaking the word ' endowment,' I think, is restricted to property the title to which vests jn the institution endowed. But this definition is very wide and I am not prepared to say that a service inam held by a temple servant would not fall within it. That this is mere obiter is shown by the fact that notwithstanding this expression of opinion, the learned Judge held that as the case before him arose under Section 44, which required a charge on the property and there was no charge in that case, no order could be passed under Section 44. Hence it is only an expression of opinion, though it be a strong expression of opinion. In the Hindu Religious Endowments Board, Madras v. Ghavali Vallayya S.A. No. 443 of 1943, the question arose directly for decision. That was a suit for contribution and the property involved was one which the learned Judge held was an archaka service inam and not a grant to the temple itself. Nevertheless, the learned Judge, Horwill, J., held that under Section 69, the property was liable to contribute. The learned Judge while referring to the definition of the expression "religious endowment"did not set out Section 9(11) in full but mentioned only this: All property.endowed for the support of maths or temples or for the performance of any service.connected therewith." and then expressed a strong view in favour of his conclusion and he relied upon the opinion of Curgenven, J., in the decision already referred to in Kotayya v. : AIR1933Mad549 . Neither Judge referred to the last portion of the definition in Section 9 11) where it says that the endowment " does not include gifts of property made as personal gifts or offerings to the head of a math or to the archaka or other employee of a temple.
(3.) IN a case where the grant is made not to the temple but to an archaka or other servant to the temple it is personal grant to the archaka or other employee of the temple. It may be burdened with the obligation of performing the services of the archaka or the other services for the performance of which it was given to the other employees of the temple. Thus, the grant in this case given for the vedaparayanam service was given as a personal grant to the ancestors of the plaintiffs in O.S. No. 286 of 1939 subject to performance of the service of vedaparayanam or reciting the vedas in the temple. In the other case, it was similarly a personal grant subject to the performance of swastivachakam service, i.e., reciting some prayer in the temple. These two cases seem, therefore, to come within the last portion of Section 9(11) under the heading as a personal gift to the employee of the temple, though it may be burdened with the obligation of performing certain services in the temple. There are other sections which seem to indicate the same view, but it is unnecessary to refer to them in view of a subsequent decision of Horwill, J., which was on this point not challenged in Letters Patent Appeal. This question arose again before Horwill, J., in The Board of Commissioners of Hindu Religious Endowments, Madras v. Dim Seshacharyalu S.A. Nos. 802 and 803 of 1942. There, the learned Judge went into the question at great length and came to the conclusion that the grant was to the archaka of all the 13 kuchelus of land included in those suits. He then said that all the 13 kuchelus were exempt from liability to contribute under Section 69. The learned Judge has not referred to his earlier judgment, though I am told that this learned Judge's attention was drawn to the earlier judgment. However that might be, the learned Judge in this later judgment pointed out that the expression ' endowment' as ordinarily understood implies that it must be a gift to the temple. This is what the learned Judge said after setting out Section 9(11) and Section 69: So that if this may be regarded as an endowment within the meaning of Section 9(11) then it is liable for contribution, even though the property vests in the archakas. The definition does not say that to constitute an endowment, the gift must be to the temple; but it is only by presuming that this was what the Legislature intended that the definition of an endowment can be brought into consonance with what is ordinarily understood by that word. Curgenven, J., considered this question in Kotayya v. : AIR1933Mad549 , but he did not have to decide it; and so he naturally did not express a very emphatic opinion one way or the other.;


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