BAHADUR SINGH Vs. RAI BAHADUR MULTANI MAL CHARITABLE TRUST & OTHERS
LAWS(UTN)-2013-12-97
HIGH COURT OF UTTARAKHAND
Decided on December 11,2013

BAHADUR SINGH Appellant
VERSUS
Rai Bahadur Multani Mal Charitable Trust And Others Respondents

JUDGEMENT

- (1.) The challenge herein is to the order dated 13.11.2013 passed by learned District Judge, Dehradun in Misc. Case No.554 of 2013, Bahadur Singh Vs. Rai Bahadur Multani Mal Modi Charitable Trust.
(2.) Backdrop of instituting the case before the court below is that the said Trust, mentioned above, is a public Trust. Although this public charitable Trust is registered in Patiala but it owns different immovable properties in sundry parts of the country. One of the significant property is situated in Rishikesh, State of Uttarakhand.
(3.) A petition no.95 of 2011 was instituted by respondent no.3-Dr. K.N. Modi in the court of Civil Judge (Senior Division) Dehradun titled as 'Dr. K.N. Modi Vs. D.K. Modi & six others' invoking its powers u/s 34 of the Indian Trusts Act (hereinafter referred to as the Act) and seeking permission to sell the property of Trust based at Rishikesh. That petition was adjudicated by District Judge, Dehradun on 01.11.2001, thereby granting the relief, as prayed for. At the strength of that judgment, the Trustees sold the said property.;


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