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Central Government Act
The Religious Endowments Act, 1863
The religious endowments act, 1863

1. Repeal of parts of Bengal Regulation XIX of 1810 and Madras Regulation VII of 1817.—[Rep. by the Repealing Act, 1870 (14 of 1870), sec. 1 and Sch.]
the religious endowments act, 1863
2. Interpretation clause.—In this Act— 1[***] 2[***] “Civil Court” and “Court”.—The words “Civil Court” and “Court” shall 3[save as provided in section 10] mean the principal Court of original civil jurisdiction in the District in which 3[or any other Court empowered in that behalf by the 4[State Government] within the local limits of the jurisdiction of which] the mosque, temple or religious establishment is situate, relating to which, or to the endowment whereof, any suit shall be instituted or application made under the provisions of this Act.
the religious endowments act, 1863
2. Interpretation clause.—In this Act— 1[***] 2[***] “Civil Court” and “Court”.—The words “Civil Court” and “Court” shall 3[save as provided in section 10] mean the principal Court of original civil jurisdiction in the District in which 3[or any other Court empowered in that behalf by the 4[State Government] within the local limits of the jurisdiction of which] the mosque, temple or religious establishment is situate, relating to which, or to the endowment whereof, any suit shall be instituted or application made under the provisions of this Act.
the religious endowments act, 1863
3. Government to make special provision respecting mosques, etc.—In the case of every mosque, temple or other religious establishment to which the provisions of either of the Regulations specified in 1[the Preamble to this Act] are applicable, and nomination of the trustee, manager or superintendent thereof, at the time of the passing of this Act, is vested in, or may be exercised by, the Government, or any public officer, or in which the nomination of such trustee, manager or superintendent shall be subject to the confirmation of the Government or any public officer, the 2[State Government] shall, as soon as possible after the passing of this Act, make special provision as hereinafter provided.
the religious endowments act, 1863
4. Transfer to trustees, etc., of trust-property in charge of Revenue Board.—In the case of every such mosque, temple or other religious establishment which, at the time of the passing of this Act, shall be under the management of any trustee, manager or superintendent, whose nomination shall not vest in, nor be exercised by, nor be subject to the confirmation of, the Government, or any public officer, the 1[State Government] shall, as soon as possible after the passing of this Act, transfer to such trustee, manager or superintendent, all the landed or other property which, at the time of the passing of this Act, shall be under the superintendence or in the possession of the Board of Revenue, or any local agent, and belonging to such mosque, temple or other religious establishment, except such property as is hereinafter provided: Cessation of Board’s powers as to such property.—And the powers and responsibilities of the Board of Revenue, and the local agents, in respect to such mosque, temple or other religious establishment, and to all land and other property so transferred, except as regards acts done and liabilities incurred by the said Board of Revenue or any local agent, previous to such transfer, shall cease and determine.
the religious endowments act, 1863
*5. Procedure in case of dispute as to right of succession to vacated trusteeship.—Whenever from any cause a vacancy shall occur in the office of any trustee, manager, or superintendent, to whom any property shall have been transferred under the last preceding section, and any dispute shall arise respecting the right of succession to such office, it shall be lawful for any person interested in the mosque, temple or religious establishment, to which such property shall belong, or in the performance of the worship or of the service thereof, or the trusts relating thereto, to apply to the Civil Court to appoint a manager of such mosque, temple or other religious establishment, and thereupon such Court may appoint such manager, to act until some other person shall by suit have established his right of succession to such office. Powers of managers appointed by Court.—The manager so appointed by the Civil Court shall have, and shall exercise, all the powers which, under this or any other Act, the former trustee, manager, or superintendent, in whose place such manager is appointed, by the Court, had or could exercise, in relation to such mosque, temple or religious establishment, or the property belonging thereto.
6. Rights, etc., of trustees to whom property is transferred under section 4.—The rights, powers, and responsibilities of every trustee, manager or superintendent, to whom the land and other property of any mosque, temple or other religious establishment is transferred in the manner prescribed in section 4 of this Act, as well as the conditions of their appointment, election and removal, shall be the same as if this Act had not been passed, except in respect of the liability to be sued under this Act, and except in respect of the authority of the Board of Revenue, and local agents, given by the Regulations hereby repealed, over such mosque, temple or religious establishment, and over such trustee, manager, or superintendent, which authority is hereby determined and repealed. tc "6. Rights, etc., of trustees to whom property is transferred under section 4.—The rights, powers, and responsibilities of every trustee, manager or superintendent, to whom the land and other property of any mosque, temple or other religious establishment is transferred in the manner prescribed in section 4 of this Act, as well as the conditions of their appointment, election and removal, shall be the same as if this Act had not been passed, except in respect of the liability to be sued under this Act, and except in respect of the authority of the Board of Revenue, and local agents, given by the Regulations hereby repealed, over such mosque, temple or religious establishment, and over such trustee, manager, or superintendent, which authority is hereby determined and repealed." All the powers which might be exercised by any Board or local agent, for the recovery of the rent of land or other property transferred under the said section 4 of this Act, may, from the date of such transfer, be exercised by any trustee, manager or superintendent to whom such transfer is made. tc "All the powers which might be exercised by any Board or local agent, for the recovery of the rent of land or other property transferred under the said section 4 of this Act, may, from the date of such transfer, be exercised by any trustee, manager or superintendent to whom such transfer is made."
the religious endowments act, 1863
7. Appointment of committees.—In all cases described in section 3 of this Act, the 1[State Government] shall once for all appoint one or more committees in every division or district, to take the place, and to exercise the powers, of the Board of Revenue and the local agents under the Regulations hereby repealed. Constitution and duties of committees.—Such committee shall consist of three or more persons, and shall perform all the duties imposed on such Board and local agents, except in respect of any property which is specially provided for under section 21 of this Act.
the religious endowments act, 1863
8. Qualifications of member of committee.—The members of the said committee shall be appointed from among persons professing the religion for the purposes of which the mosque, temple or other religious establishment was founded or is now maintained, and in accordance, so far as can be ascertained, with the general wishes of those who are interested in the maintenance of such mosque, temple or other religious establishment. The appointment of the committee shall be notified in the Official Gazette. Ascertaining wishes of persons interested.—In order to ascertain the general wishes of such persons in respect of such appointment, the 1[State Government] may cause an election to be held, under such rules 2[, by notification in the Official Gazette] not inconsistent with the provisions of this Act, as shall be framed by such 1[State Government]. 2[Every rule framed under this section shall be laid, as soon as it is framed, before the State Legislature.]
9. Tenure of office.—Every member of a committee appointed as above shall hold his office for life, unless removed for misconduct or unfitness; tc "9. Tenure of office.—Every member of a committee appointed as above shall hold his office for life, unless removed for misconduct or unfitness;"
the religious endowments act, 1863
10. Vacancies to be filled.—Whenever any vacancy shall occur among the members of a committee appointed as above, a new member shall be elected to fill the vacancy by the persons interested as above provided.
11. No member of committee to be also trustee, etc. of mosque, etc.—No member of a committee appointed under this Act shall be capable of being, or shall act, also as a trustee, manager or superintendent of the mosque, temple or other religious establishment for the management of which such committee shall have been appointed. tc "11. No member of committee to be also trustee, etc. of mosque, etc.—No member of a committee appointed under this Act shall be capable of being, or shall act, also as a trustee, manager or superintendent of the mosque, temple or other religious establishment for the management of which such committee shall have been appointed."
12. On appointment of committee, Board and local agents to transfer property.—Immediately on the appointment of a committee as above provided for the superintendence of any such mosque, temple or religious establishment, and for the management of its affairs, the Board of Revenue, or the local agents acting under the authority of the said Board, shall transfer to such committee all landed or other property which at the time of appointment shall be under the superintendence, or in the possession of the said Board or local agents, and belonging to the said religious establishment, except as is hereinafter provided for, Termination of powers and responsibilities of Board and Agents.—and thereupon the powers and responsibilities of the Board and the local agents, in respect to such mosque, temple or religious establishment, and to all land and other property so transferred except as above, and except as regards acts done and liabilities incurred by the said Board or agents previous to such transfer, shall cease and determine. tc "Termination of powers and responsibilities of Board and Agents.—and thereupon the powers and responsibilities of the Board and the local agents, in respect to such mosque, temple or religious establishment, and to all land and other property so transferred except as above, and except as regards acts done and liabilities incurred by the said Board or agents previous to such transfer, shall cease and determine." Commencement of powers of Committee.—All the powers which might be exercised by any Board or local agent for the recovery of the rent of land or other property transferred under this section may from the date of such transfer be exercised by such committee to whom such transfer is made. tc "Commencement of powers of Committee.—All the powers which might be exercised by any Board or local agent for the recovery of the rent of land or other property transferred under this section may from the date of such transfer be exercised by such committee to whom such transfer is made."
15. Nature of interest entitling person to sue.—The interest required in order to entitle a person to sue under the last preceding section need not be a pecuniary, or a direct or immediate, interest or such an interest as would entitle the person suing to take any part in the management or superintendence of the trusts. tc "15. Nature of interest entitling person to sue.—The interest required in order to entitle a person to sue under the last preceding section need not be a pecuniary, or a direct or immediate, interest or such an interest as would entitle the person suing to take any part in the management or superintendence of the trusts." Any person having a right of attendance, or having been in the habit of attending, at the performance of the worship or service of any mosque, temple or religious establishment, or of partaking in the benefit of any distribution of alms, shall be deemed to be a person interested within the meaning of the last preceding section. tc "Any person having a right of attendance, or having been in the habit of attending, at the performance of the worship or service of any mosque, temple or religious establishment, or of partaking in the benefit of any distribution of alms, shall be deemed to be a person interested within the meaning of the last preceding section."
the religious endowments act, 1863
16. Reference to arbitrators.—In any suit or proceeding instituted under this Act it shall be lawful for the Court before which such suit or proceeding is pending to order any matter in difference in such suit to be referred for decision to one or more arbitrators. Act 10 of 1940 applied.—Whenever any such order shall be made, the provisions of 1[Chapter IV of the Arbitration Act, 1940 (10 of 1940)] shall in all respects apply to such order and arbitration, in the same manner as if such order had been made on the application of the parties under 2[section 21 of the said Act].
the religious endowments act, 1863
17. Reference under Act 10 of 1940.—Nothing in the last preceding section shall prevent the parties from applying to the Court, or the Court from making the order of reference, under the said 1[section 21 of the Arbitration Act, 1940].
the religious endowments act, 1863
18. Application for leave to institute suits.—No suit shall be entertained under this Act without a preliminary application being first made to the Court for leave to institute such suit, 1[***] The Court, on the perusal of the application, shall determine whether there are sufficient prima facie grounds for the institution of a suit, and, if in the judgment of the Court there are such grounds, leave shall be given for its institution.
19. Court may require accounts of trust to be filed.—Before giving leave for institution of a suit, or, after leave has been given, before any proceeding is taken, or at any time when the suit is pending, the Court may order the trustee, manager or superintendent, or any member of a committee, as the case may be, to file in Court the accounts of the trust, or such part thereof as to the Court may seem necessary. tc "19. Court may require accounts of trust to be filed.—Before giving leave for institution of a suit, or, after leave has been given, before any proceeding is taken, or at any time when the suit is pending, the Court may order the trustee, manager or superintendent, or any member of a committee, as the case may be, to file in Court the accounts of the trust, or such part thereof as to the Court may seem necessary."
20. Proceedings for criminal breach of trust.—No suit or proceeding before any Civil Court under the preceding sections shall in any way affect or interfere with any proceeding in a Criminal Court for criminal breach of trust. tc "20. Proceedings for criminal breach of trust.—No suit or proceeding before any Civil Court under the preceding sections shall in any way affect or interfere with any proceeding in a Criminal Court for criminal breach of trust."
the religious endowments act, 1863
22. Government not to hold charge henceforth of property for support of any mosque, temple, etc.—Except as provided in this Act, it shall not be lawful 1[***] for 2[the Central Government or any State Government], or for any officer of any Government in his official character, to undertake or resume the superintendence of any land or other property granted for the support of, or otherwise belonging to, any mosque, temple or other religious establishment, or to take any part in the management or appropriation of any endowment made for the maintenance of any such mosque, temple or other establishment, or to nominate or appoint any trustee, manager or superintendent thereof, or to be in any way concerned therewith.*
the religious endowments act, 1863
23. Effect of Act in respect of Regulations therein mentioned, and of buildings of antiquity, etc.—Nothing in this Act shall be held to affect the provisions of the *Regulations mentioned in this Act, except in so far as they relate to mosques, Hindu temples and other religious establishments; or to prevent the Government from taking such steps as it may deem necessary, under the provisions of the said Regulations, to prevent injury to and preserve buildings **remarkable for their antiquity, or for their historical or architectural value, or required for the convenience of the public.***
the religious endowments act, 1863
23. Effect of Act in respect of Regulations therein mentioned, and of buildings of antiquity, etc.—Nothing in this Act shall be held to affect the provisions of the *Regulations mentioned in this Act, except in so far as they relate to mosques, Hindu temples and other religious establishments; or to prevent the Government from taking such steps as it may deem necessary, under the provisions of the said Regulations, to prevent injury to and preserve buildings **remarkable for their antiquity, or for their historical or architectural value, or required for the convenience of the public.***
24. “India”.—[Rep. by the A.O. 1948.] tc "24. “India”.—[Rep. by the A.O. 1948.]"