WAKF BOARD HYDERABAD Vs. PARVATHI BAI
LAWS(APH)-1971-7-1
HIGH COURT OF ANDHRA PRADESH
Decided on July 21,1971

WAKF BOARD, HYDERABAD Appellant
VERSUS
PARVATHI BAI Respondents

JUDGEMENT

Ekbote, J. - (1.) This is an appeal from the judgment, of our learned brother, Chinnappa Reddy, J., given in W. P. 3551 of 1968, on 4-2-1969 whereby the learned judge allowed the application and quashed the impugned order made by the Administrator of Wakfs, Hyderabad, dated 11-5-1968.
(2.) The material facts are that the respondent, Shrimathi Parvathi Bai proposed to sell her shop buildings in the Patel Market situated to the south of the Mosque of Zahid Ali Shah on 20-11-1967 by advertising the same in the press. I the plans attached to the advertisement, the Southern wall of the mosque was shown as the northern wall of her shop buildings.
(3.) One Sardar Ali Khan informed the Regional Officer of the Wakfs Board who inspected the area and reported that the southern Wall of the mosque was the property of the mosque and not that of Smt. Parvathi Bai; she cannot, therefore, sell the wall belonging to the mosque.;


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