TRUSTEES OF H.C. DHANDA TRUST Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2020-9-26
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on September 17,2020

Trustees Of H.C. Dhanda Trust Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents


Referred Judgements :-

PETETI SUBBA RAO VS. ANUMALA S NARENDRA [REFERRED TO]
GANGAPPA AND ANR VS. FAKKIRAPPA [REFERRED TO]



Cited Judgements :-

SEETHARAMA SHETTY VS. MONAPPA SHETTY [LAWS(KAR)-2021-9-274] [REFERRED TO]
BIDYUT BARAN HALDER VS. UNITED BANK OF INDIA [LAWS(CAL)-2022-4-25] [REFERRED TO]


JUDGEMENT

ASHOK BHUSHAN, J. - (1.)Leave granted.
(2.)The appellant by these appeals challenges the judgment of learned Single Judge of the High Court of Madhya Pradesh, Bench at Indore in Writ Petition No.8888 of 2011 dated 30.03.2017 dismissing the Writ Petition of the appellant as well as the judgment dated 04.09.2017 of the Division Bench dismissing the Writ Appeal filed by the appellant against the judgment of the learned Single Judge. The Division Bench has dismissed the writ appeal vide its judgment dated 04.09.2017 holding it as not maintainable.
(3.)Brief facts of the case giving rise to these appeals are:
Late Shri Harish Chand Dhanda, a Minister in erstwhile Government of Maharaja Holkar of Indore received the free gift of land measuring 108,900 sq.ft. (one lac eight thousand nine hundred) situate at Yeshwant Niwas Road, Indore by Order No.58 of 22.04.1946. Late Shri H.C. Dhanda got constructed in the above piece of land, a building known as 'Hotel Lantern'. Another piece of land situate at 5, Ravindra Nath Tagore Marg, Indore was gifted to Late Shri H.C. Dhanda by his father-in-law late Col. V.B. Jadhav on 05.10.1948. Late Shri H.C. Dhanda possessed various other movable and immovable properties in the city of Indore with which we are not concerned in the present appeals. Late Shri H.C. Dhanda executed his last Will dated 26.10.2002. In his Will he mentioned his movable and immovable properties apart from the above two immovable properties and by his Will he created a Trust in which he appointed his son, Yogesh Dhanda as Chairman of Trust, Shri B.J. Dave, Chartered Accountant, Indore and one Shri Chhaganlal Nagar as member. The above two immovable properties apart from other properties were put in Trust under the aforesaid Will. All Trustees under the Will were the executors of the Will. Shri H.C. Dhanda died on 05.07.2003.

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