ANGURBALS MULLICK Vs. DEBABRATA MULLICK
LAWS(SC)-1951-5-11
SUPREME COURT OF INDIA
Decided on May 03,1951

ANGURBALS MULLICK Appellant
VERSUS
DEBABRATA MULLICK Respondents


Referred Judgements :-

UMAYAL ACHI V. LAKSHMI ACHI [REFERRED]



Cited Judgements :-

AKHIL BANDHU SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-3-70] [REFERRED TO]
COLLECTOR AND DIST MAGISTRATE VS. M DEENA RAJU [LAWS(APH)-2001-11-175] [REFERRED TO]
CALCUTTA PINJRAPOLE SOCIETY VS. HABU CHANDRA CHOSE ALIAS HABU CHARAN GHOSE [LAWS(CAL)-1970-7-22] [REFERRED TO]
SIVAPRAKASAM PILLAI VS. SADASIVAM [LAWS(MAD)-1996-7-130] [REFERRED TO]
C C NANJAPPA CHETTIAR VS. S N KUPPUSWAMI CHETTIAR [LAWS(MAD)-1985-3-47] [REFERRED TO]
RAM CHANDRA DEB VS. STATE OF ORISSA [LAWS(ORI)-1958-4-14] [REFERRED TO]
HADU MOHAPATRA VS. RADHA BEWA [LAWS(ORI)-1982-8-15] [REFERRED TO]
GAZULA DASARATHA RAMA RAO VS. STATE OF ANDHRA PRADESH [LAWS(SC)-1960-12-19] [REFERRED]
N KRISHNAMMAL VS. R EKAMBARAM [LAWS(SC)-1979-4-7] [RELIED ON]
JANKI RAMAN PD MISHRA VS. KOSHALYANANDAN PD MISHRA [LAWS(PAT)-1960-7-6] [REFERRED TO]
MD ABDUL GHANI VS. STATE OF BIHAR [LAWS(PAT)-1991-2-3] [REFERRED TO]
Narayanam Seshacharyulu VS. Narayanam Venkatacharyulu [LAWS(APH)-1956-4-4] [REFERRED TO]
VOL : 2; SUNNI CENTRAL BOARD OF WAQFS AND ORS VS. GOPAL SINGH VISHARAD AND ORS [LAWS(ALL)-2010-9-628] [REFERRED]
LAXMINARAYANI AMMAL VS. A M TARABAI AMMAL [LAWS(MAD)-1987-10-5] [REFERRED TO]
SMT. LEELAVATHAMMA VS. RANGAPPA (DECEASED) BY L.R. AND OTHERS [LAWS(KAR)-1999-12-48] [REFERRED TO]
KALI CHARAN GUPTA VS. PRAG DEVI NND [LAWS(ALL)-1975-4-6] [REFERRED TO]
MAHANT GORELAL MAHANT GURUDAS VS. NAGA RAMKHILAWANDAS [LAWS(MPH)-1961-9-21] [REFERRED TO]
KALIPADA CHAKRABORTI VS. PALANI BALA DEVI [LAWS(SC)-1953-1-1] [REFERRED]
COMMISSIONER HINDU RELIGIOUS ENDOW MENTS MADRAS VS. LAKSHMINDRA THIRTHA SWAMIAR OF SHIRUR MUTT [LAWS(SC)-1954-3-5] [REFERRED]
GAJARAJAN VS. S.GANDHIMATHI SELVAM [LAWS(MAD)-2020-2-383] [REFERRED TO]
SAMBUDAMURTHI MUDALIAR VS. STATE OF MADRAS [LAWS(SC)-1969-9-12] [REFERRED TO]
MONI DEI VS. HADIBANDHU PATRA [LAWS(ORI)-1955-1-7] [REFERRED TO]
JOGENDRA NATH DAS VS. CHARAN DAS [LAWS(ORI)-1958-1-1] [REFERRED TO]
M.SIDDIQ VS. MAHANT SURESH DAS [LAWS(SC)-2019-11-30] [REFERRED TO]
S RATHINAM ALIAS KUPPAMUTHU VS. L S MARIAPPAN [LAWS(SC)-2007-5-179] [REFERRED TO]
CHATTAR SINGH VS. SUBHASH [LAWS(DLH)-2011-1-329] [REFERRED TO]
KAKUMANI LAKSHMAMMA VS. KAKUMANI CHINA KONDAYYA [LAWS(APH)-1960-4-22] [REFERRED TO]
ANADI NATH NANDI VS. GOPAL CHANDRA NANDI [LAWS(CAL)-1982-9-6] [REFERRED TO]
BAI ZABU KHIMA VS. AMARDAS BALAKDAS alias AMARSHI BECHAR [LAWS(GJH)-1966-3-2] [REFERRED]
MANBHARI VS. BISHUN PD [LAWS(ALL)-1957-11-17] [REFERRED TO]
UMA SHANKER VS. SALIG RAM [LAWS(ALL)-1974-5-3] [REFERRED TO]
BANSHI DHAR CHAKRAYRTY VS. SRI NEMAI AND ORS. [LAWS(CAL)-1978-11-44] [REFERRED TO]
RAJ KALI KUER VS. RAM RATTAN PANDEY [LAWS(SC)-1955-4-7] [REFERRED]
TULASIRAM DAS VS. RAMPRASANNA DAS [LAWS(ORI)-1955-10-4] [REFERRED TO]
CHAMPA DEVI VS. CHOTHMAL [LAWS(RAJ)-1955-10-13] [REFERRED TO]
NANDLAL VS. KESARLAL [LAWS(RAJ)-1975-7-38] [REFERRED TO]
MANOHAR LAL GANERIWAL VS. BHURI BAI [LAWS(SC)-1972-1-26] [RELIED UPON]
NALAM RAMALINGAYYA HEREDITARY TRUSTEE OF NALAM CHO VS. THE COMMISSIONER OF CHARITABLE AND HINDU RELIGIOUS [LAWS(APH)-1969-12-34] [REFERRED TO]
IN RE: WELLMAN INCANDESCENT INDIA LTD. VS. WEST BENGAL SMALL INDUSTRIES DEVELOPMENT CORPORATION LTD. [LAWS(CAL)-2007-4-72] [REFERRED TO]
R. EKAMBARAM AND ANOTHER VS. N. KRISHNAMMAL AND OTHERS [LAWS(MAD)-1968-11-48] [REFERRED TO]
KARTHIAN KONE, CO-TRUSTEE OF AVAN PAPAKUDI CHOULTRY CHARITY VS. BAGHYATHAMMAL CO-TRUSTEE OF AYAN PAPAKUDI CHOULTRY CHARITY [LAWS(MAD)-1968-2-34] [REFERRED TO]
BAIJAYNANDA GIRI VS. STATE OF BIHAR [LAWS(PAT)-1953-10-4] [REFERRED TO]
MOST. KESHRI DEVI AND ANR. VS. RAM JATAN PRASAD AGRAWAL AND ORS. [LAWS(PAT)-2013-2-78] [REFERRED TO]
MOST. KESHRI DEVI AND ANR. VS. RAM JATAN PRASAD AGRAWAL AND ORS. [LAWS(PAT)-2013-2-78] [REFERRED TO]
P. VENKATACHALAM VS. TAHSILDAR [LAWS(MAD)-2022-6-120] [REFERRED TO]
KANTETI SASTRULU VS. MADUPALLI VENKATESWARA RAO [LAWS(APH)-1958-9-27] [REFERRED TO]
SATYA CHARAN CHAUNDER VS. KAMALA DEY [LAWS(CAL)-2000-5-27] [REFERRED TO]
U.N. BHARDWAJ VS. Y.N. BHARDWAJ [LAWS(DLH)-2010-10-156] [REFERRED TO]
RAJENDRA NATH GUPTA VS. RAVINDRA NATH GUPTA [LAWS(DLH)-2011-1-324] [REFERRED TO]
TH BRASHBHANJI MAHARAJ VIRAJMAN MANDIR OASBA BARSENA VS. KAMPURI [LAWS(ALL)-2005-10-102] [REFERRED TO]
STATE OF KERALA AND ORS. VS. NEW WORLD INVESTMENT (P) LTD. [LAWS(KER)-2015-11-177] [REFERRED TO]
BIRAM PRAKASH CHELA M PURAN DAS VS. NARENDRA DAS [LAWS(ALL)-1959-11-14] [REFERRED TO]
LAKSHMINDRA THEERTHA SWAMIAR OF SRI SHIRUR MUTT AND VS. COMMISSIONER HINDU RELIGIOUS ENDOWMENTS MADRAS [LAWS(MAD)-1951-12-4] [REFERRED TO]
K M S L SUNDARAMIER VS. K N SAROJINI [LAWS(MAD)-1983-8-17] [REFERRED TO]
UNION OF INDIA VS. AMARENDRA NATH SARKARA [LAWS(CAL)-1966-4-3] [REFERRED TO]
PANNA BANERJEE VS. KALI KINKOR GANGULI [LAWS(CAL)-1973-4-1] [REFERRED TO]
Idol Ganeshji Maharaj VS. J.M. Anand [LAWS(MPH)-1981-8-17] [REFERRED TO]
RAM RATTAN VS. BAJRANG LAL [LAWS(SC)-1978-5-9] [FOLLOWED]
SHAMBHU CHARAN SHUKLA VS. THAKUR LADLI RADHA CHANDRA MADAN GOPALJI MAHARAJ [LAWS(SC)-1985-3-28] [AFFIRMED]
Ghatti Sitharamamma VS. Commissioner for Hindu Religious AND Charitable Endowments Masulipatnam [LAWS(APH)-1957-11-26] [REFERRED TO]
HATTI SITHARAMAMMA VS. DEPUTY COMMISSIONER FOR HINDU RELIGIOUS CHARITABLE ENDOWMENTS, MASULIPAJAM [LAWS(APH)-1957-11-36] [REFERRED TO]
ADUR VS. KANIYA RAM [LAWS(CHH)-2019-11-61] [REFERRED TO]
ATUL CHANDRA CHATTOPADHYAY VS. PRATUL CHANDRA CHATTOPADHYAY [LAWS(CAL)-2008-1-73] [REFERRED TO]
JAYSHREE POLYTEX LIMITED VS. THE UNION OF INDIA AND ORS. [LAWS(CAL)-2016-2-28] [REFERRED TO]
THAKURJEE DEOSTHAN, SIHORA VS. LAXMAN S/O KACHUR DAHAT [LAWS(BOM)-2014-9-253] [REFERRED TO]
RAM PHAL VS. STATE [LAWS(DLH)-2015-5-247] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. JOGENDRA NATH NASKAR [LAWS(CAL)-1963-4-17] [REFERRED TO]
SOVABATI DASSI VS. KASHI NATH DEY [LAWS(CAL)-1971-9-24] [REFERRED TO]
HEIRS OF DECD BABULAL VITTHALDAS & 2 VS. CHANDRAKISHORE KANTILAL VAIDA IN PLACE OF & 2 [LAWS(GJH)-2014-6-176] [REFERRED TO]
GOSWAMI KALYANRAIJI GOVINDRAIJI VS. GOSWAMI VALLABHRAIJI GOVINDRAIJI [LAWS(GJH)-2002-10-28] [REFERRED TO]
NARAYANA PILLAI VS. DHARMAR [LAWS(MAD)-1971-4-63] [REFERRED TO]
CHOCKALINGA SETHURAYAR VS. ARUMANAYAKAIN [LAWS(SC)-1968-8-46] [REFERRED TO]
RAM VS. CHANDESHWAR PRASAD NARAYAN SINGH [LAWS(PAT)-1952-4-6] [REFERRED TO]
NARAYAN VS. STATE OF ASSAM [LAWS(GAU)-1985-1-1] [REFERRED TO]
OMAN INTERNATIONAL BANK S A O G VS. APPELLATE AUTHORITY FOR INDUSTRIAL AND FINANCIAL RECONSTRUCTION [LAWS(DLH)-2008-3-175] [REFERRED TO]
STATE OF MADRAS VS. M RAMAKRISHNA NAIDU [LAWS(MAD)-1957-4-18] [REFERRED TO]
PRAN KRISHNA DAS VS. CONTROLLER OF ESTATE DUTY WEST BENGAL CALCUTTA [LAWS(CAL)-1967-8-16] [REFERRED TO]
PATEL SOMABHAI GAGALDAS VS. KADI PATEL BHUVAN [LAWS(GJH)-2014-10-110] [REFERRED TO]
M SIVAGNANAM VS. S RAJESWARI [LAWS(MAD)-2002-7-190] [REFERRED TO]
SUDHA DIBYA VS. SWAPNESWAR DEB [LAWS(ORI)-1971-11-2] [REFERRED TO]
PHULMANI DIBYA VS. STATE OF ORISSA [LAWS(ORI)-1973-12-3] [REFERRED TO]
CHINTAMANI KHUNTIA VS. STATE OF ORISSA [LAWS(ORI)-1993-10-12] [REFERRED TO]
TATA STEEL LTD VS. ATMA TUBE PRODUCTS LTD [LAWS(P&H)-2013-3-85] [REFERRED TO]
KALI KINKOR GANGULY VS. PANNA BANERJEE [LAWS(SC)-1974-8-37] [REFERRED TO]
BADRI NATH VS. PUNNA DEAD [LAWS(SC)-1979-2-52] [RELIED ON]
SUMPURNANAND VS. STATE OF U.P. [LAWS(ALL)-2018-10-190] [REFERRED TO]
SETH SOORAJMUL JALAN TRUST VS. TOLARAM JALAN AND ORS. [LAWS(CAL)-2015-9-1] [REFERRED TO]
PRATIMA KUNDU VS. DIBENDU KUNDU [LAWS(CAL)-1993-6-6] [REFERRED TO]
SANKAR NATH MULLICK VS. LAKSHMI SONA DATTA [LAWS(CAL)-2004-6-30] [RELIED ON]
BANSHIDHAR CHAKRAVARTY VS. SRI NEMAI [LAWS(CAL)-1978-11-26] [REFERRED TO]
SARDAR DEORAO JADHAV VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1991-4-15] [REFERRED TO]
SURJA DAS (DEAD) VS. BHANWARLAL S/O. TULCHI RAM SWAMI [LAWS(RAJ)-2017-3-183] [REFERRED TO]
SURJA DAS (DEAD) VS. BHANWARLAL S/O. TULCHI RAM SWAMI [LAWS(RAJ)-2017-3-183] [REFERRED TO]
MAHANT MOTI DAS MAHANT SHIA RAM DAS MAHANT NARAIN DAS MAHANT MAHABIR DAS MAHANT RAM KRISHNA DAS VS. S P SAHI THE STATE OF BIHAR THE PRESIDENT BIHAR STATE BOARD OF RELIGIOUS TRUSTS [LAWS(SC)-1959-4-41] [REFERRED TO]
DIPTI NARAYAN SRIMANI CONTROLLER OF ESTATE DUTY WEST BENGAL VS. CONTROLLER OF ESTATE DUTY WEST BENGAL:DIPTI NARAYAN SRIMANI [LAWS(SC)-1988-5-51] [RELIED ON]
SANGAPPA KALYANAPPA BANGI DEAD VS. LAND TRIBUNAL JAMKHANDI [LAWS(SC)-1998-9-61] [REFERRED TO]
ASSOCIATED INDEM MECHANICAL PVT LTD VS. WEST BENGAL SMALL SCALE INDUSTRIAL DEVELOPMENT CORPORATION LTD [LAWS(SC)-2007-1-53] [REFERRED TO]
TILKAYAT GOVINDLALJI VS. STATE [LAWS(RAJ)-1962-1-8] [REFERRED TO]


JUDGEMENT

- (1.)This appeal is directed against an appellate judgment of the Calcutta H. C., dated 19-5-1950, which affd, the judgment of a single Judge of the Original Side of that Ct. passed on 9- 2-1949, in Suit No. 2481 of 1947.
(2.)The pltf. who is the applt, before us, is the widow of one Mrityunjoy Mullick, and wealthy Hindu resident of Calcutta, while the deft. who is still an infant, is the only son of Mrityunjoy born of his first wife Kiranbala, who died during the lifetime of her husband. The controversy between the parties centres round the short point as to whether the pltf, is entitled, after the death of her husband, to act as shebait of an idol named Sree Sree Nittogopal Jew founded by Mrityunjoy and his mother, either solely or jointly with the deft. her stepson.
(3.)To appreciate the points that have been canvassed before us in this appeal, it will be necessary to narrate a few antecedent fact about which there is no dispute between the parties. It may be stated here that neither side adduced any evidence before the trial Judge during the hearing of the case and the questions raised up the suit were argued as questions of law turning on the construction of the indenture which created the endowment as well as of the provisions of the Hindu Women's Rights to Property Act (Act XVIII [18] of 1937) as amended by Act (XI [11] of 1938).
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