P. JOTHI Vs. CHIEF GENERAL MANAGER
LAWS(MAD)-2019-1-436
HIGH COURT OF MADRAS
Decided on January 24,2019

P. Jothi Appellant
VERSUS
CHIEF GENERAL MANAGER Respondents

JUDGEMENT

M.VENUGOPAL,J. - (1.) No counter is filed on behalf of the Respondents 1 to 3.
(2.) According to the Petitioner, she is residing along with his family at 52-A, Salem Cuddalore Main Road, Vinayagapura, Narasingapuram Post, Attur Taluk, Salem District. She is one of the customary hereditary trustees of Sri Siddhe Vinayagar Temple, situate at near Vinayagapuram Bus Stop, Attur Town, Salem District. The above said Temple was built during the year 1950 and the construction of said Temple was just 200 sq.ft.
(3.) As a matter of fact, the Petitioner's Father-in-Law viz., Mr.Marimuthu Padayachi along with other founder Trustees had constructed the Temple with the contribution of the general public. The said Temple is being administered by the customary hereditary trustees, consisting of seven members Committee and offerings are made to the Temple periodically on rotation basis to perform pooja everyday morning and evening continuously for the last many decades without fail and paying salary to the Poosari. The aforesaid Temple is the centre of faith in the locality and the people living around have unconditional faith on the God Sri Siddhe Vinayagar in the Temple.;


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