DARBAR SHRI VIRA VALA SURAG VALA VADIA SAURASHTRA Vs. STATE OF SAURASHTRA NOW BOMBAY
LAWS(SC)-1960-4-25
SUPREME COURT OF INDIA
Decided on April 14,1960

DARBAR SHRI VIRA VALA SURAG VALA VADIA.SAURASHTRA Appellant
VERSUS
STATE OF SAURASHTRA Respondents


Cited Judgements :-

RAJ SINGH VS. UNION OF INDIA [LAWS(DLH)-1972-5-5] [REFERRED = (1960) 3 SCR 521. 17]
TIKKA SHATRUJIT SINGH VS. BRIG SUKHJIT SINGH [LAWS(DLH)-1995-4-44] [REFERRED]
STATE OF ANDHRA PRADESH VS. BONDAPALLI SANYASI [LAWS(APH)-2001-1-60] [REFERRED TO]
TIKKA SHATRUJIT SINGH VS. BRIG. SUKHJIT SINGH [LAWS(DLH)-2010-11-286] [REFERRED TO]


JUDGEMENT

Kapur, J. - (1.)Prior to the integration of the Indian States with the Union of India on the promulgation of the Constitution of India there was in Kathiawad a State of the name of Vadia, succession to the Rulership of which was by primogeniture. Its Ruler then was Darbar Saheb Shri Surag Vala Bavavala. He had two sons Kumar Shri Krishan Kumar and the petitioner Kumar Shri Vira Vala Surag Vala. Kumar Shri Krishan Kumar being the elder son was the heir-apparent. On July 5, 1943, the Ruler Darbar Saheb Shri Surag Vala executed two documents in favour of the petitioner granting him in perpetuity and in heredity a village called 'Mote Pithadia' in the State for enjoyment as 'Kapal-Giras' as 'Bhayat'. The word 'Bhayat' means a cadet or the descendant of a younger branch of a Talukdar's family where the State follows the rule of primogeniture. 'Kapal-Giras' means a grant in appanage as a birthright to a share in the patrimony.
(2.)Sometime in or about August 1947, the State of Vadia acceded to the Dominion of India on the terms contained in an instrument of accession then executed. Thereafter, on January 23, 1948, various States in the Kathiawad area entered into a covenant forming the United State of Kathiawad, also called the United State of Saurashtra. In terms of this covenant the assets of each State excepting the private properties of the. Ruler, became the assets of the United State. The covenant also provided that the Ruler of each State shall be entitled to receive a certain sum as his privy purse from the revenues of the United State, to retain ownership of all private properties to be determined in the manner provided and to all personal privileges, dignities and titles. The Government of India concurred in the covenant and guaranteed all its provisions. The State of Vadia was a party to this covenant and its assets, therefore, became vested in the United State. On September 13, 1948, the United State of Kathiawad executed a fresh instrument of accession to the Dominion of India cancelling the instrument of accession executed by the covenanting States in or about August 1947. On November 13, 1949 the United State of Kathiawad agreed to adopt the Constitution to be framed by the Constituent Assembly of India and further that the Constitution of India as from the date of its commencement would supersede and abrogate all other constitutional provisions inconsistent therewith in force in the United State. On the promulgation of the Constitution of India on January 26, 1950, the United State merged in the Union of India and became Saurashtra, a Part B State mentioned in the Constitution. The United State and, therefore, its component States since then lost all separate existence. It is not in dispute that upon such merger all the assets of the United State became vested in the Union of India.
(3.)On January 27, 1950. Kumar Shri Krishan Kumar, the elder son of the Ruler Darbar Saheb Shri Surag Vala died and thereafter on May 16, 1950, the Ruler himself died. On February 12, 1951, the President of India issued a notification recognising the petitioner as the Ruler of Vadia with effect from May 16, 1950, and he became entitled to the rights of the Ruler which the Government of India had agreed to recognise. These were the rights reserved to the Ruler under the covenant constituting the United State of Kathiawad, namely, the right to a privy purse, to the private properties and to the personal privileges, dignities and titles.
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