Skip to content


Penguine Textiles Ltd. and ors. Vs. Andhra Pradesh State Financial Corporation - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtAndhra Pradesh High Court
Decided On
Case NumberTr. Civil Misc. Petn. No. 11236 of 1970
Judge
Reported inAIR1971AP339
ActsConstitution of India - Article 228; ;Code of Civil Procedure (CPC), 1908 - Sections 113
AppellantPenguine Textiles Ltd. and ors.
RespondentAndhra Pradesh State Financial Corporation
Appellant AdvocateA. Krishniah, Adv.
Respondent AdvocateY. Sivarama Satri and ;P. Bala Krishna Murthy, Advs.
Excerpt:
.....of any enactment or regulation challenged on any grounds except on ground of its offending provisions of constitution - case fall article 228 in case validity attacked on ground of its offending provisions of constitution. - - provided that where the court is satisfied that a case pending before it involves a question as to the validity of any act, ordinance or regulation or of any provision contained in an act. if the high court is satisfied that a case pending in a court subordinate to it involves a substantial question of law as to the interpretation of this constitution the determination of which is necessary for the disposal of the case, sit shall withdraw the case and may: what it states is that if the high court is satisfied that the case pending in a court..........13 of the west bengal premises tenancy (second amendment ) act, is discriminatory and it is ultra vires of articles 14 and 19(1)(g) of the constitution . in ganga pratap v. allahabad bank ltd., : [1958]1scr1150 where certain provisions of the u. p. zamindar's debt reduction act were questioned as unconstitutional as offending article 14 of the constitution. sit was held that it is a substantial question of law regarding the interpretation of the constitution and can be dealt with under article 228 of the constitution. therefore there is no force in the contention that only cases related to the interpretation of the provisions of the constitution fall within the purview of article 228 sand not where the vires of other statutes and regulations are being questioned. where the validity of.....
Judgment:
ORDER

1. This petition raises a question relating to the scope of Article 228 of the Constitution.

2. The Andhra Pradesh State Financial Corporation had lent a sum of Rs. 20 lakhs to the Penguine Textiles Ltd., on the hypothecation of their machinery another security under an agreement under which it was stipulated that the amount borrowed should be repaid in ten equal installments with interest with a further condition that in default of payment of any of the instalments the entire amount will become recoverable. Alleging such a default the Financial Corporation filed a petition O.P. No. 43/70 before the Chief Judge; City Civil Court, Hyderbad, for the recovery of the entire amount as per the provisions of sections 31 and 32 of the State Financial Corporation Act. The respondent company while setting out the reasons for its inability to repay the loan interms of the agreement also further contended that Sections 31 and 32 of the State Financial Corporation Act (hereinafter referred to as the Act) offended Arcles , 14, 19 and 31 of the Constitution of India. The Court framed the following points for determination:

1. Whether Sections 31 and 32 of the State Financial Corporation Act offend Articles 14, 19 and 31 of the Constitution?

2. Whether the petitioner is not entitled to recover the amounts mentioned in the petition?

3. the respondent company filed a petition before the Court to decide the issues relating to the validity of Sections 31 and 32 of the Act. but that was dismissed. It was then come forward with this petition under Section 24 of the Code of Civil Procedure for withdrawing that case and deciding it in the High Court as provided under Article 228 of the Constitution. This is resisted on the ground that there are no bona fides in this petition and that the company was interested only in delaying the matter and thereby causing loss and damage to the Corporation.

4. In cases where the validity of any enactment is being challenged. there are twos provisions available viz., one under Section 113 of the Code of Civil Procedure, which reads as follows:

'Subject to such conditions, and limitations as may be prescribed , any Court may state a case and refer s the same for the opinion of the High Court sand the High Court may make such order thereon as it thinks fit:

Provided that where the Court is satisfied that a case pending before it involves a question as to the validity of any Act, Ordinance or regulation or of any provision contained in an Act. Ordinance or Regulation, the determination of which is necessary for the disposal f the case, and is of opinion that such Act. Ordinance, Regulation or provision is invalid or inoperative, but has not been so declared by the High Court to which the Court is subordinate r by the Supreme Court, the Courts shall State a case setting out its opinion and the reasons therefor, and refer the same for the opinion of the High Court.

Explanation: In this section 'regulation' means any Regulation of the Bengal. Bombay or Madras Code or Regulation as defined in the general Clauses Act, 1897, or in the General Clauses Act of a State.'

and the other under Article 228 of the Constitution of India, which reads as follows:

'If the High Court is satisfied that a case pending in a Court subordinate to it involves a substantial question of law as to the interpretation of this Constitution the determination of which is necessary for the disposal of the case, sit shall withdraw the case and may:

(a) either dispose of the case itself: or

(b) determine the said question of law and return the case to the Court forms which the case has been so withdrawn together with a copy of its judgment on such question, and the aid Court shall on receipt thereof proceed to dispose of the case in conformity with such judgment.'

5. It is now contended by the learned counsel for the Corporation that the City Civil Court before whom the Corporation had filed the petition whom the Corporation had filed the petition for regarding the validity of the of the provisions of Sections 31 and 32 of the Act. that it is competent to decide it or refer it under Section 113 C. P. C. for the opinion of the High Court and sit is for this purpose that the Respondent Company in that petition had filed a petition asking the Court to decided that issue first and on its dismissal it had rushed to this Court. A reading of the provisions extracted above shows that they are not the same. S. 113 C. P. C. was enacted long before the Constitution and it was mainly concerned with the vires of the provisions of any enactment, ordinance or regulations and it is only after enquiry or regulation and it is only after enquiry and finding it to be invalid or inoperative, the Court is expected to state a case setting out its opinion giving reasons and refer the same to the High Court. But the provisions of Article 228 of the Constitution do not contemplate the Court subordinate to the High Court going into the question of vires and then stating a case and referring it to the High Court. What it states is that if the High Court is satisfied that the case pending in a Court subordinate to it involves a substantial question of law as to the interpretation of Constitution, it shall withdraw the case and decide that question itself, and after decision on the question, the other points in dispute may be decided by itself or referred to the Lower Court. Therefore, while under Section 113 C. P. C. the Court trying the case can go into the question as t the vires and only refer it operative, under Art. 228 of the Constitutions even investigate into the question as to the vires, sit is not open to it even to find that the impugned provisions are valid and then proceed with the case without making a reference to the High Court as it can do under Section 113 of the Code of Civil Procedure.

6. It is next contended that Article 228 of the Constitution would apply only when a substantial question of law arises as to the interpretation of the provisions of the Constitution alone and not when the vires of the provisions of any other Statute or Regulations is being questioned and for this contention, the learned counsel for the Corporation relied on State of Bihar v. S. K. G. Sugar Ltd., AIR 1968 Pat 414 and M. S. Oberoi v. Union of India, . Ins the first of the cases it was pointed out that a reading of the plaint showed that the plaintiff based his claim on an earlier judgment passed by the Court where the Bihar Sugar Factories Control Act and the Rules framed thereunder were declared ultra vires and it was further pointed out that it is a matter that could be dealt with under Section 113 of the C. P. C. The decision in the case therefore does not apply to the facts of this case. Ins the latter case the question that arose related to the vires of Sections 4 and 5 of the Public Premises (Eviction of Unauthories Occupants) Act, 1958 and it was held that the challenge to the constitutionality of some sections of an Act does not mean that a question of law relating t the interpretation of a provisions of the Constitution is involved and a petition under Article 228 of the Constitution is not competent. This is also a decision of the single judge. On the other hand, the learned counsel for the respondent Company has relied on a number of Bench decisions which have held otherwise. In Gappu Lal v. The State of Rajasthan, ILR (1953) 3 Raj 1025 a bench of the Rajasthan High Court held when it is contended that Rajasthan Premises (Control of Rent and Eviction) Act 1950, is ultra vires as offending Articles 14, 15 and 19(1)(f) of the Constitution, it is a substantial question of law as to the interpretation of then Constitution and the proper course for the applicant was to apply under Article 228 of the Constitution of India. In Bishambar Nath v. State of Punjab, , also, a Bench of the Punjab High Court, when certain provisions of Punjab Excise Act were challenged as offending the provisions of Article 13 of the Constitution held that it is a case involving substantial question of law as to the interpretation of the Constitution and can be dealt with under Article 228 of the Constitution. It was similarly held in Samrendra Kumar v. Khalilur Rahaman, : AIR1970Cal481 where the contentions was that Section 13 of the West Bengal Premises Tenancy (Second Amendment ) Act, is discriminatory and it is ultra vires of Articles 14 and 19(1)(g) of the Constitution . In Ganga Pratap v. Allahabad Bank Ltd., : [1958]1SCR1150 where certain provisions of the U. P. Zamindar's Debt Reduction Act were questioned as unconstitutional as offending Article 14 of the Constitution. sit was held that it is a substantial question of law regarding the interpretation of the Constitution and can be dealt with under Article 228 of the Constitution. Therefore there is no force in the contention that only cases related to the interpretation of the provisions of the Constitution fall within the purview of Article 228 sand not where the vires of other statutes and Regulations are being questioned. Where the validity of an enactment or regulation is contended to be invalid as being ultra vires of the powers of the legislature passing it or questioned on other grounds and not on the ground of its offending any of the provisions of the Constitution it will be a case falling under Section 113 of the C. P. C. but if its validity is attacked on the ground of its offending the provisions of the Constitution, as in this case, it must necessarily fall under Article 228 of the Consitution and has to be withdrawn and decided by the High Court.

7. The petitions wills therefore, be withdrawn to the High Court for decision on the question relating to the vires of provisions of Ss. 31 and 32 of the State Financial Corporation Act and either referring to the lower Court for the decision on the lower Court for the decision on the question whether the petitioner is not entitled to recover the amounts mentioned in the petition or for deciding the question also here itself.

8. Order accordingly.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //