BHEEMA RAMASWAMY Vs. JOINT COMMISSIONER ENDOWMENTS DEPARTMENT ANDHRA PRADESH HYDERABAD
LAWS(APH)-1972-6-19
HIGH COURT OF ANDHRA PRADESH
Decided on June 09,1972

BHEEMA RAMASWAMY Appellant
VERSUS
JOINT COMMISSIONER, ENDOWMENTS DEPARTMENT, ANDHRA PRADESH, HYDERABAD Respondents

JUDGEMENT

Gopal Rao Ekbote, C.J. - (1.) This is an application under Article 226 of the Constitution of India for the issue of a writ of certiorari or any other appropriate writ to quash the order of the joint Commissioner. Endowments, made in R. P. No. 129 of 1971 on 30-12-1971.
(2.) The facts in brief which are not in dispute are that the petitioners filed an application under Section 77 of the Andhra Pradesh Charitable and Hindu Religious Institutions and Endowments Act, hereafter called " the Act " before the Dy. Commissioner, Endowments, Kurnool for a declaration that they are the hereditary trustees of Sri Sadvarthi Maryam, Midthur village, Nandikotkur Kurnool District and also for a declaration that the schedule lands do not constitute endowment.
(3.) During the pendency of that application I. A. No. 1 of 1971 was filed under Section 77 (2) for appointment of Executive Officer to administer the affairs of the endowed property. That I. A. was filed by the respondents. The Deputy Commissioner appointed Sri Thirumala Naidu, Executive Officer of Group temples at Kurnool by an order dated 2-12-1971 as custodian of Sadarvathi Manyam, Miduthur village, Nandikotkur Taluk, Kurnool District for its management and endowments attached to it pending the disposal of O. A. No. 80 of 1970. The petitioners were directed to hand over charge of records and accounts of the property attached to it to the Executive Officer so appointed on 22-12-1971.;


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