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The Sakharkherda Education Society, Sakharkheda Through the Secretary and ors. Vs. the State of Maharashtra Through Secretary Education Department and ors. - Court Judgment

LegalCrystal Citation
Overruled ByThe State of Maharashtra and Anr. Vs. Lok Shikshan Sansatha and Ors.
SubjectConstitution
CourtMumbai High Court
Decided On
Case NumberSpecial Civil Appln. Nos. 694 of 1965 and 420 and 421 of 1966
Judge
Reported inAIR1968Bom91; (1967)69BOMLR690; 1967MhLJ481
ActsConstitution of India - Articles 14, 19, 19(1), 30, 30(1) and 166; Rules of Business-Grant-in-Aid Code - Sections 13 - Rules 2, 3(1), 3(2), 86 and 87; Maharashtra Secondary Education Board Regulation, 1966 - Rule 19(2); Societies Registration Act, 1860 - Sections 6
AppellantThe Sakharkherda Education Society, Sakharkheda Through the Secretary and ors.
RespondentThe State of Maharashtra Through Secretary Education Department and ors.
Advocates:B.R. Mandelkar, Adv. in Spl. Civil Appln. No. 694 of 1965 and ;K.H. Deshpande, Adv. in Spl. Civil Appln. Nos. 420 and 421 of 1966
Excerpt:
code for recognition of and grant-in - aid to secondary schools rule 3 -- maharashtra secondary education boards regulations, 1966 -- constitution of india, articles 19, 14, 30(1), 358, 162 -- validity of rule prescribing conditions for recognition of school -- societies registration act (xxi of i860) -- conditions whether viotative of articles 14 & 19 -- whether society registered under societies registration act can claim rights under article 19 -- educational institution whether can be regarded as business within article 19(1)(g).;clauses (1) and (2) of rule 3 of the rules of grant-in-aid code for secondary schools which prescribe conditions for recognition of a school are invalid. these conditions cannot be regarded as reasonable conditions in public interest and are also.....patel, j.(1) these three civil applications arise out of action of the state government under the grant-in-aid code for secondary schools.civil application no. 420 of 1966.(2) petition no. 1 is s society registered under the societies registration act of 1860 at anjansinghi, taluka chandur, district amravati, and petitioner no. 2 is its president. the society made an application for permission to open a secondary school, and it was proposed to start in the first year 9th class, as there was sufficient arrangement in the village for education up to standard vii in the zilla parishad schools. first such application was made in 1963, which was rejected by respondents 1 and 2, second was made in 1964 which met a similar fate. the society made another application on october 30, 1965. it.....
Judgment:
Patel, J.

(1) These three civil applications arise out of action of the State Government under the Grant-in-aid Code for Secondary Schools.

Civil Application No. 420 of 1966.

(2) Petition No. 1 is s Society registered under the Societies Registration Act of 1860 at Anjansinghi, Taluka Chandur, District Amravati, and petitioner No. 2 is its President. The Society made an application for permission to open a Secondary School, and it was proposed to start in the first year 9th class, as there was sufficient arrangement in the village for education up to standard VII in the Zilla Parishad schools. First such application was made in 1963, which was rejected by respondents 1 and 2, Second was made in 1964 which met a similar fate. The Society made another application on October 30, 1965. It appears that respondent No. 3, which is another educational Society which operated in Ashok Nagar, about 6 miles away from this village, also applied for permission to open a Secondary School t this village and in the first year to class IX. The Deputy Director of Education, Nagpur, by order (Annexure 3) dated April 12, 1966 informed the petitioners that their request cannot be granted because the need of the place had been fulfilled by permitting another Society to open a school at the place. It also contained a threat that in a case school were started even when permission was not granted and pupils were admitted, serious view would be taken by the Department. Appeal made by the petitioners to the State Government was dismissed, as shown by Annexure 5. The petitioners seek to challenge this order on several grounds.

Spl. Civil Appln. No. 421 of 1966.

(3) Petitioner No. 1 is a Society registered under the Societies Registration Act and started by the residents of village Shrikhed, Taluka Morshi, district Amaravati, Petitioner No. 2 is its President. As in the case of the first Society, this Society also applied to start the school. An application was made on November 8, 1965 as required by the Act, though the first application was made on October 29, 1965. Annexure No. 1, but it was not in the prescribed form. Respondent No. 3 which is another Society at Lenagon also made an application to start a school at Shrikhed which was an outside agency. The petitioner's application was rejected on the ground that the application was made after the prescribed date and that the Society was not registered. It also contained a similar threat as in the other case.

Spl. Civil Application No. 694 of 1965.

(4) This application is made by Sakharkherda Society, operating at Sakharkherda and is registered under the Societies Registration Act, 1860. The total number of the students of the school from standard V to standard X in 1954 appeared to be 435. The Zilla Parishad runs a middle school in this village and the students number approximately 150. After passing the middle school, examination, the boys join the petitioners' school. An application was made be Mehkar Shri Shivaji Education Society to open another school at this village but he permission was refused. It appears, the President of this Society one S. V. Deshmukh, a Pleader, is a Member of the Legislature and on March, 9, 1965, he put certain questions in the Legislative Assembly. The question and answers are : (1) If it was the policy of the Government not to grant permission to open another High School, if in a village there is already a High School, and the answers, 'Yes, taking into account the population of the village and also of adjoining area'. (2)If so, why was such permission granted to open High School at Lonar and why not at village Sakharkherda?

'Answer: In village Sakharkherda permission to open a new High School was refused in 1964-65; for Lonar, the permission was given by Madhya Pradesh Govt. in 1953.'

The respondent No. 3, the Mekhar Society then made an application for opening a school at this village. The Government seems to have granted permission to that Society to open Standards VII to IX for 1965-66 and the petitioners see to challenge this order on the ground that it contravenes the rules made by the Government for grant of such permission.

(5) In the first two petitions, the rules of the Grant-in-aid Code are challenged on various grounds.

(6) The rules of the Grant-in-aid Code are not framed under any particular statute. These rules purport to be framed under the Rules of Business under Article 166 of the Constitution and enable the State Government to utilise fund allocated in te Budget for educational purposes. Rule 2 provides for an application for starting and recognition of a school. It provides that an application shall be made in the form given in Appendix 1(1). It further provides that the reply must be made by the Deputy Director within three months of the receipt of the application or the subsequent date on which complete information is furnished. School should not be started unless previous permission has been granted and a school started without such previous permission shall not ordinarily be considered for recognition. Of important is rule 3 which prescribes conditions for recognition of a school. These are:-

'(1) The school is actually needed in the locality and it does not involve any unhealthy competition with any existing institution of the same category in the neighbourhood.

(2) The Management is competent and reliable and is in the hands of a properly constituted authority or managing committee.

(3) Its financial stability is assured.

(4) Its premises are sufficiently healthy, well-lighted and ventilated. . . . . .'

There are about in all sixteen clauses with which we are not at present concerned. Challenge is made to sub-rules (1) and (2) since nothing can be urged apparently against the other rules which are intended to achieve certain specified objects, such as the existence of proper premises which ensures the health and well-being of the boys and the girls, satisfactory standard of education, abeyance to directions regarding scales of fees and other matters, well-being of the staff, maintenance of proper records, proper discipline in the school, etc. These can be regarded as reasonable conditions for the marking of grants.

(7) Section 13 of the said Code relates to grants and rule 86 defines the kind of grants and rule 87 lays down what amount of grant is given in proportion to the expenditure incurred by the school.

(8) Closely connected with these are the Maharashtra, Secondary Education Board's Regulations, 1966, and more particularly under item 19, which is headed 'Procedure for Recognition of Institutions by Division Boards'. Clause (2) is as follows:-

'(2) An application for recognition shall set out in full details the following particulars and shall be submitted in triplicate:-

(iv) Whether the school has been recognised by the Education Department and if so, the standards for which it has been permitted to make provisions and the academic year in which it proposes to establish or has established the several standards. (This is one matter amongst others that has to be mentioned)

(6) No secondary school which is not recognised by the Divisional Board concerned shall be permitted to present candidates for any final examination conducted by it.

(7) No secondary school shall be recognised or continued to be recognised by a Divisional Board unless it fulfils the following requirements namely:-

(i) The Standards V, VI and VII attached the secondary school, if any, continue to be recognised by the Education Department.

(xvi) The school shall comply with the provisions of the Secondary Schools Code of the State Government in so far as they are not inconsistent with the provisions of the Act and the Regulations.'

The effect of these regulations is that if a school is not recognised by the Education Department under the Grant-in-aid Code, the Secondary School Board cannot recognise it and no student taking education in such a school could appear of the S.S.C. Schools Leaving Certificate held by these Boards.

(9) It has been held that rules made by the Grant-in-aid Code are merely executive instructions or directions and have no statutory force, in Dwarka Nath v. State of Bihar, AIR 1959 SC 249. In this case it was held that being the position, such rules cannot be saved; cannot, therefore, deprive the appellants of their rights in the properties of the school under its management. It is, therefore, argued that the rules contravene provisions of Article 19(1)(c), 19(1)(g) and 19(1)(f) on the ground that the petitioners have fundamental right to form an association, to carry on or to undertake legitimate activity of running secondary school at Anjansinghi and the rules which enable the State Government to refuse recognition are not saved by Clause (4) as they do not contain any guidance to the authorities concerned in the matter of refusing permission to start a school and they have no connection with public morality, etc., and hence are void. During argument it was also contended that rule was arbitrary and intended to enable discrimination between institution and institution and was hit by Art. 14.

(10) The first objection of Mr. Dharmadhikari is that the Society is not a citizen as it is a registered body, and , therefore, it has no right to make an application claiming rights under Art. 19 which are available only to citizens. He relies upon the decision in State Trading Corporation of India, Ltd. v. Commercial Tax Officer, AIR 1963 SC 1811 and Tata Engineering and Locomotive Co ., Ltd v. State of Bihar, : [1964]6SCR885 , the Court adopted the doctrine of what is called lifting the veil. In the first case it was held that the State Trading Corporation, a company registered under the Indian Companies Act, 1956, is not a citizen within the meaning of Art. 19 of the Constitution and cannot ask for enforcement of fundamental rights granted to citizens under the said article. In the latter case, it was held that if the Company itself cannot make an application for enforcement of fundamental rights, shareholders cannot be permitted to do so by permitting the lifting of the veil. In our view, these decisions have no application. In Servants of India Society, Poona-4 v. The Charity Commr. of Bombay, : AIR1962Bom12 , it was held by this Court that a Society registered under the Societies Registration Act, 1860, is not a corporation, but merely an association of person, though for certain purposes it is recognised as an entity. This view has been later affirmed by the Supreme Court in Board of Trustees, Ayurvedic and Unani Tibia College, Delhi v. State of Delhi, : AIR1962SC458 . Though, therefore, such a Society can sue through its President by reason of the provisions of the Act, the suit must be still regarded as being on behalf of the members who constitute the Society. It is indeed not every association of persons who do business or carry on trade that can be regarded as falling within the decision of the Supreme Court in the State Trading Corporation case, AIR 1963 SC 1811, referred to above. To extend it to such association would mean that it would extend to a partnership or even a joint family inasmuch as a partnership can sue in its partnership name and the joint family can sue through its Karta. The Petition must be regarded as one made on behalf of the members of the Society who are all citizens of India and it is, therefore tenable.

(11) Second objection of Mr. Dharmadhikari is that opening of an educational institution cannot be regarded as business and in support reliance is placed on University of Delhi v. Ram Nath, : (1963)IILLJ335SC . The question in the said case was whether the work of imparting education conducted by the educational institution like the University of Delhi and the college run by it was industry within the meaning of Section 2(j) of the Industrial Disputes Act, 1947, and the Court held that was not. This is no authority for the proposition that it is not a profession, or occupation or business. These are words of wide import and whether or not gain is made by an institution, it cannot cease to be business. A contention was also made that inasmuch as Article 30(1) refers especially to educational institutions, Art. 19(1)(g) could not be intended to include such institutions. The scope of Art. 19(1)(g) and Art. 30 very much differ. Art. 19(1)(g) is a general guarantee of a particular kind of fundamental right in wide words, while Art. 30 is intended to guarantee certain rights to minorities and unless in the enumeration of the rights, the right of education were mentioned probably, it would have been excluded. The difference in wording, therefore, cannot support this contention.

(12) Mr. Deshpande contended first that the right to form association carried with it the right to form association carried with it the right to carry on all activities of an association and since the rule prohibited the Society from running the school it must be held to be invalid. The rule does not prevent the formation of an association. It may have the effect of not allowing the Society to run the school and this is clearly the subject-matter of Article 19(1)(g).

(13) Under Art. 19 reasonable restrictions can be imposed in the interest of general public. The test of reasonableness has to be applied to each individual provision. In doing so, the Court must consider the nature of the right infringed, the underlying principle of the restrictions, the extent and the urgency of the evil sought to be remedied thereby, the disproportion of the imposition and the prevailing conditions. See State of Madras v. V.G. Row, : 1952CriLJ966 and Virendra v. State of Punjab, : [1958]1SCR308 . The restriction must be also reasonable from substantive as well as procedural point of view. Dr. Khare v. State of Delhi, : [1950]1SCR519 , and Gurbachan Singh v. State of Bombay, : 1952CriLJ1147 . Restriction of the right based on the subjective satisfaction of the executive is regarded as prima facie unreasonable, See Raghubir Singh v. Court of Wards, : [1953]4SCR1049 . If the right is curtailed without there being an opportunity of being heard, restriction cannot be sustained. Dwarka Prasad v. State of U.P., : [1954]1SCR803 .

(14) It is true that sometimes even subjective satisfaction may be regarded as reasonable provided it is otherwise controlled by proper safeguards as by prescribing the conditions for the exercise of them. In deciding the reasonableness of the restriction the Court indeed is not concerned with the policy or the likelihood of its abuse. The tests however formulated above must be satisfied.

(15) Clause (1) of Rule 3 is too vague to afford any standard whatsoever both as to need in the locality and also as to need in the locality and also as to unhealthy competition with existing institution. Clause (2) is also equally vague as competency and reliability of the management without any standard is meaningless. Again, there is no provision that any particular authority shall make a reasonable inquiry into each of these matters and thereafter impartially determine each of the elements necessary to be considered. These rules, therefore, cannot be regarded as reasonable or reasonably necessary. The question as tow whether they are in the public interest must also be considered in this connection. It is well known that the schools are very much congested and every sensible person will wish that the number of students in each class are limited so that the teacher could easily attend to all the students and impart proper instruction. The public is tasting the fruits of monopoly businesses. It is well experienced that it is only competition that induces efficiency. If there are 2 or 3 institutions in a locality, those who necessarily select the institution where the standard of education imparted is very high. In para 2 of the affidavit on behalf of the first two respondents made on August 19, 1966, in justification of this rule, it is said:-

'Every year provision is made in the Budget Estimate for payment of grant-in-aid to the secondary schools. Having regard to the funds available, it is necessary to regulate the number of secondary schools to be opened every year and the payment of these grants. The Code contemplates giving of certain benefits and facilities by the Government to the secondary schools and the grants are paid in accordance with Rule 87 of the Code. In para 4, it is said:-

'The provisions in the Code are made in the interest of the students and the institutions for serving the cause of education. They are also made to duly safeguard the interest of the Department and also of the parents and guardians. The provisions of the Code have been made for securing a healthy system of imparting education for the coming generation of the citizens.' In para 5 it is said:-

'The provisions of Rule 2 of the Code are made in order to ensure the excellence of the institution to be permitted, recognised and aided.. Therefore, it is in the public interest and also in the interest of the institution parents and students to have a check at the very inception . . . . It is not difficult to perceive that the said rule is in the public interest and is designed to prevent, apart from other things, unhealthy competition in the field of Education which itself indirectly would have deleterious influence on the general public . . . . . The grant-in-aid which is given by the Government to a recognised school is on a percentage basis of admissible expenditure regulated by the provisions of Chapter 13 read with Schedule A of the Code.' In para 6 unhealthy competition is explained by saying - 'There is ground to believe that pressure is brought upon the students as well as their guardians in one way or the other for leaving one school to join the other mostly without consideration of the quality of education imparted. Many times, the authorities have received complaints that schools are opened by persons with the ulterior motive which has got many times group rivalries as it genesis.'

(16) It is hardly possible for any person to subscribe to the view that merely because there have been malpractices in the past, the very opening of an institution should be prevented in the expectation that every institution that is started will commit malpractices. The prevention of unhealthy competitions, i.e., undue pressure either on students or an parents can be prevented by appropriate rules and not by refusing to recognise a school altogether in its inception. Though justification is sought to be made for this rule, the facts of the third petition clearly indicate that merely because some influential person asked a question in the Legislature, permission was granted within a very short time to start a school, though conditions were not fulfilled and it would result into competition as complained by Sakharkherda Educational Society. Regarding the competency of the management, no standards are laid down in and in the affidavits submitted no particular reason is given for making such a provision. Originally, clause (2) (ii) of rule 2 provided that a management intending to start Standards V, VI, VII and VIII must deposit a sum of not less than Rs. 3,000 in cash and for such subsequent standard must deposit additional sum of Rs. 1,000 in cash. Financial stability can be assured by some such provision. Competency and reliability can be assured by proper rules in this connection. Such vague undefined standards cannot be used for refusing to recognise certain schools and recognise others. Such vague terms afford the executor to convert patronage.

(17) As to the availability of funds in the budget can hardly be accepted that refusing permission to start a school is the remedy. Instead of giving a sum in proportion to the allowable expenditure of a school, the grant could be based of so much percentage per student on the basis of so much number of students in a class. In such a case all schools would be treated fairly and equally.

(18) As to the enquiry, on behalf of the State it was urged that a Committee was constituted consisting of Chairman, Education Committee of Zilla Parishads, (2) Parishad Education Officer, Zilla Parishad and (3) a member of Secondary School Certificate Examinations Board. It was also said that a circular was issued which laid down certain principles for the guidance of these authorities. No provision, however, is made anywhere requiring compliance with rules of natural justice, i.e., of being heard in the matter. No obligation is laid upon the authority to hear the matter and decide impartially. These instructions are again not adequate and cannot serve the purpose. There is justification in the grievance. Admittedly the petitioners were not heard. Some sort of enquiry was made behind their back, probably from respondent No. 3 as alleged in their reply. This was wholly one-sided. There is no record of the same and there are no findings based on proper material.

(19) In para. 5 of the same affidavit referred to above, it is stated, in days when no permission was needed, some schools were started and they never fulfilled conditions prescribed for recognition. Ultimately, students who went to such, schools, their parents and teachers all suffered, including the general public. It is, therefore, said that these rules are necessary. This can be assured by proper rules. Merely because, in few cases there was cause for complaint such vague rules are not a remedy. It is not unknown that every great institution of today in the field of activity rose from very humble beginnings and as time went, it prospered and grew into fine educational institution. In the beginning each one of these had also to struggle and by maintaining proper standards of education to attract students. Our attention invited to the decision in State of Assam v. Ajit Kumar Sarma, : (1966)ILLJ451SC where Mr. Justice Wanchoo says:

'What grants the State should make to private educational institutions and upon what terms are matters for the State to decide. Conditions of these grants may be prescribed by statutory rules; there is however no law to prevent the State from prescribing the conditions of such grants by mere executive instructions which have not the force of statutory rules.'

Having observed as above, the Court held that:

'Such conditions and instructions as to grant-in-aid confer no right on the teachers of the private colleges and they cannot ask that either a particular instruction or condition should be enforced or should not be enforced.' The said observations of the Supreme Court contained a truism and cannot but be accepted. Thus the rules related to grants only and had no other effect. The decision, therefore, does not affect the present question, though even the State in the affidavit above referred to has said that these directions are mere executive instructions and do not have the effect of law. The fact remains that by these executive instructions, by non-recognition, the Government is able to prevent the Societies of any of their legitimate activities of running their school, and though, therefore, they are executive instructions, because they have this effect, as they do not satisfy the test of reasonableness in public interst, they must be held to be invalid.

(20) It was also argued that the Societies having made applications for recognition under the self-same rules now really be estopped from challenging the rules. In support reliance is placed on the decision in Mahant Narayana Dessjivary v. State of Andhra, Hyderabad, : AIR1959AP471 . Whatever may be the position under other statutory provisions, rule of estoppel cannot apply in respect of fundamental rights as held in Behram Khurshid Pesikaka v. State of Bombay, : 1955CriLJ215 .

(21) Mr. Dharmadhikari relied upon the decision in Sidharjbhai Sabbai v. State of Gujarat, AIR 1963 SC 540 in support of his contention that whatever may be the result of non-recognition, the matter cannot fall within Art. 19. In this case, the petitioners who were Christians belonged to the United Church of Northern India. They were conducting in the State of Gujarat, 42 primary schools and a training college for teachers at Borsad. The teachers trained in this institution were absorbed in the Society's primary schools and those not so absorbed, were employed by other Christians Mission schools conducted by the United Church of Northern India. It was receiving grant-in-aid from the Government. This college was recognised by the Government of Bombay for training students for examination held by the Education Department for granting certificates for trained teachers. In 1952, the Government ordered all private training colleges in the State to reserve 60 percent of seats for training Municipal Board's school teachers nominated by the Government. The Society protested against the order as a result of which there were some negotiations in 1955, the Government directed that the reserved seats should be 80 percent. As the Society refused to admit the quota of 80 percent of he teachers in its school, the Government informed the Society that if the society failed to communicate its willingness to comply with the requirement within seven days, the Government would be constrained to withdraw recognition accorded to the first year training college under Rule 11. The Society moved the Supreme Court for a writ of mandamus against the Government. The Society contended that their fundamental rights guaranteed by Article 30(1)(f) and Art. 26(a), (b), (c) and (d). Art. 19(1)(f) and (g) were violated. It appears that the Government held examinations for granting certificates to successful candidates as trained teachers and the scholars receiving training in recognised institutions alone were entitled to appear at the examination. In the absence of recognition by Government, the training in that college would have little practical value and without the grant of the Government, it would be very difficult for the institution to function. The Court, while holding that rule 5(2) made by the Bombay Government for Primary Training Colleges and Rules 11 and 14 for recognition of private training institutions in relation to reservation of seats violated the fundamental freedom guaranteed to the petitioners under Art. 30(1), observed, 'No attempt is made by the order of the State to deprive the petitioners of their right to property , and fundamental freedom guaranteed by Art. 19(1)(f) of the Constitution is therefore not violated. Nor is the right of the petitioners to practise any profession, or to carry on any occupation, trade or business guaranteed under Art. 19(1)(g) of the Constitution infringed by the impugned rules and direction.' In our judgment, this decision cannot be regarded as an authority for holding that if the effect of the rule is such as to deprive the petitioners of their right to conduct the school, Art. 19(1)(g) cannot be violated. In that case, the Government was conducting examinations not under any statutory provisions, but in its executive powers. The School Board Examinations are held under the Maharashtra Secondary Education Board's Regulations and, therefore, by mere executive action, under the rule-framing power, the Government cannot deprive the petitioners of their right to conduct the school and send pupils for the said examination.

(22) Mr. Dharmadhikari relied upon the decision in Ram Jawaya v. State of Punjab, : [1955]2SCR225 , in support of his contention that in exercise of its State functions, the Government would be entitled to carry on business which may have the effect of preventing others from doing similar business because of the nature of the business, cannot be said to infringe the fundamental right guaranteed under Art. 19(1)(g). He says, if the Code is made in exercise of the executive function of the State, then it must be regarded as law. The above decision has no bearing on the pint sought to be made. The State itself in its affidavit has recognised in para 12 of the affidavit dated July 4, 1965, that these are executive instructions being administrative in nature and have no statutory force. The above decision cited cannot apply because it merely held that the Government is entitled without any specific legislative sanction to do the business of printing and publishing school text-books and the mere fact that the private publishers who were till then supplying such books could not sell their books did not give them a right to question the business of the Government. In the present case, S.S.C. Board's Examination is not something that is being privately done by the Government in it executive power. The examinations are held by a statutory Board and the Government cannot by mere framing of rules in such a way as to prevent boys taught in unrecognised schools from appearing only on the ground that is not recognised by Government.

(23) There is another way of looking at the matter. Even if the rules framed in the Grant-in-aid Code are mere executive instructions, only of the purposes of making grants available to schools and the Government could prescribed conditions for making the grant, one cannot forget that the Government is dealing with public funds. It is not as in ancient days where the grant made by the Government in aid of educational institutions was regarded as a bounty. While distributing the grant, it must comply with the fundamental requirements of the constitutional law, one of them being the requirements of Art. 14 of the Constitution, which provides against discrimination of any kind. The effect of these rules is that schools which are not recognised, cannot be recognised by the Secondary School Boards, and, boys taught in such schools cannot appear in examination is the foundation for University Education and the net result of these rules is that these boys cannot also take University education. These rules, therefore, offend Art 14, and must also be regarded as invalid.

(24) It has not been argued before us that the fundamental right guaranteed by Art. 19 is not available, because Proclamation of Emergency is in operation and Art. 358 of the Constitution provides against it. In our view, even if it shad been argued, prima facie it would not have made any difference to the result in the present applications. Art. 358 says, 'While a Proclamation of Emergency is in operation, nothing in Art. 19 shall restrict the power of the State as defined in Part III to make any law or to take any executive action which the State would but for the provisions contained in that part be competent to make or to take. . . .' The rest is not material for the present. It is apparent at once on the plain reading of the Article that the restrictions contained in Art. 19 would not affect the power of the State to make a law or to take any executive action if it is otherwise in its power. It is admitted in the present case that the State has not made law as such and what is done is sought to be justified only under its executive functions under Rules of Business. Rules of Business provide for disbursing the funds set apart for giving aid to educational institutions. Under Art. 162 of the Constitution, the executive power of the State extends to the matters with respect to which the Legislature of the State has power to make laws. But the said power is subject to and limited by the executive power expressly conferred by the Constitution or by any law made by Parliament upon the Union or authorities thereof. There is no statute under which the executive is entitled to act-and act to prevent legitimate activities of the citizens. It is true that in Emperor v. Sibnath Banerjee , the Judicial Committee held that the term 'executive power' is wide enough to include not only the carrying out of the decisions but making of the decisions and in : [1955]2SCR225 , the Supreme Court held that the power extends to doing business without specific authority from the Legislation. Even so, it is hardly possible to contend that by relying on th article the executive can do away with legislation altogether and do what it likes in matters affecting citizens. This being so, as there is no basis enabling the executive to prevent by such a flat a legitimate activity of the Society such rules in this respect, which have that effect, cannot be held to be within the powers of he Government. Art. 358, therefore, prima facie, cannot save the said rules.

(25) A grievance was also made by the petitioners that they were not even heard when their applications were rejected. In the third petition, the petitioners has urged that it was not even heard even though opening of another school would have affected it. There is justification for the grievance. But in view of what we have already said, it need not be considered further.

(26) The result, is clauses (1) and (2) of Rule 3 of the Grant-in-aid Code must be held to be invalid. It must further be held that the applications of the first two Societies were wrongly rejected. In their case, therefore, we make the rule absolute, direct that they be granted permission to start the school. In view of our judgment, the petitioner in the third case cannot make any grievance for the granting of permission to respondent No. 3 therein to start a school. The only way for it to attract students is to maintain better standards of education and better atmosphere. Its applications, therefore, must fail and the rule must be discharged.

Having regard to all the circumstances, in our view, there should be no order as to costs.

(27) Petitions partly allowed.


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