MALAYAMMAL Vs. A MALAYALAM PILLAI
LAWS(SC)-1990-10-60
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on October 10,1990

Malayammal Appellant
VERSUS
A Malayalam Pillai Respondents


Cited Judgements :-

GEDELA SATCHIDANANDA MURTHY VS. DY COMMNR ENDOWMENTS DEPTT A P [LAWS(SC)-2007-5-197] [REFERRED TO]


JUDGEMENT

- (1.)This is an appeal from the judgment and decree of the Madras High court and it arises out of a suit for partition and possession of certain properties.
(2.)The facts leading to the institution of the suit are as follows: On 3/03/1942, one Karuppanna Pillai (hereinafter referred to as "testator") executed his last will and testament Ex. B-l. Thereunder he disposed of all his properties described in five schedules A, B, C, D and E. He directed that the properties under A, B and C schedules shall be respectively taken and be in the possession of the defendant, the first plaintiff and the second plaintiff. In respect of E schedule properties, he has made a bequest creating an endowment that after his lifetime, it should be managed for the purpose and in the manner mentioned therein. The dispute in the suit was as to the validity of the endowment. One Palaniammal and Chellammal are the sisters of the plaintiffs and the defendant. The testator created a life estate in favour of those sisters in respect of D schedule properties with a direction that after their lifetime the properties shall be dealt with in the same manner as the E schedule properties. We are not concerned in the present litigation with any of the properties in schedules A to D. We are concerned only with the validity of the disposition of E schedule properties.
(3.)The will is in Tamil but we are helpfully provided with the English translation of the relevant portion. It is also found incorporated in the judgment of the District Judge. It runs as follows:
"After my lifetime, the aforesaid three persons, Ponnuswami Pillai, Malayalam Pillai and Thangavelu Pillai, shall take and manage the E schedule properties, from out of the income from the said properties pay the kist for the aforesaid E schedule properties, and out of the balance of income for the salvation of my soul after my lifetime, shall enter my body, after my life is extinct, in the land S. F. No. 68/b, Punjai Thottakurichi Village pertaining to the aforesaid E schedule, build structure therefor and put up light everyday, shall plant flower plants in the said land and grow them, shall construct a Matam for annual ceremonies, install pictures therein, put up light in the Matam everyday, conduct Guru Pooja, distribute saffron coloured clothes and on that day, shall feed the poor. Since the aforesaid Ponnuswami Pillai is the eldest of the sons, he shall be the Manager, to conduct the above matters. The surplus income shall be taken in the shares of 2/4 by Ponnuswami Pillai, 1/4 by Malayalam Pillai, and 1/4 by Thangavelu Pillai. After the said Ponnuswami Pillai's life, out of his male heirs, the eldest son shall conduct in the same manner as above and the surplus income shall be taken by the said eldest son. "

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