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Shankerlal Maheshwari and ors. Vs. State of Madhya Pradesh, Hrough Secretary to Government, Madhya Pradesh Local Government (Urban) Department and anr. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtMadhya Pradesh High Court
Decided On
Judge
Reported in(1970)ILLJ716MP
AppellantShankerlal Maheshwari and ors.
RespondentState of Madhya Pradesh, Hrough Secretary to Government, Madhya Pradesh Local Government (Urban) Dep
Excerpt:
- indian penal code, 1890.section 306 :[dalveer bhandari & harjit singh bedi,jj] abetment of suicide deceased, a married woman, committed suicide - allegation of abetment of suicide against appellant husband and in-laws - ocular evidence was sketchy - dying declaration recorded by tahsildar completely exonerated all accused in-laws of any misconduct dispelling any suspicion as to their involvement - letter of threat allegedly written by appellant to father of victim was concocted piece of evidence held, though presumption against appellant can be raised, it cannot be said that onus shifts exclusively and heavily on him to prove his innocence. conviction of appellant is liable to be set aside. .....(2)' as they occur in sub-section (7) will become optics or redundant. secondly, the officers and servants enumerated in sub-sections (1) and (2) are again enumerated in sub-section (4) and the appointment and dismissal of these officers and servants is subject to approval of the state government. the enumerated categories of officers are thus treated differently from other officers and servants and it is reasonable to infer that the legislature intended by sub-section (7) to confer on the state government power of transfer only in respect of enumerated categories of officers and servants. lastly, the predecessor act, viz., the central provinces and berar municipalities act, 1922, in section 259 conferred on the state government power to transfer ' any officer or servant' whereas the.....
Judgment:
ORDER

G.P. Singh, J.

1. The petitioners who are six in number are employees of the municipal council, Sagar, and are employed as lecturers and teachers in Municipal Higher Secondary Schools of Sagar. By orders of the State Government issued in June 1968, which are exhibited as annexure C.D. and E the petitioner have been transferred from Sagar to different places in schools belonging to other municipal councils. The petitioners are aggrieved by these transfers and have filed this petition under Article 226 of the Constitution for issuance of proper writs to have the orders of transfers quashed.

2. The only point argued by the learned Counsel for the petitioners is that the State Government has no power of transferring lecturers and teachers of one municipal council to another municipal council. In reply the learned Government Advocate has supported the orders under Section 94(7) of the Madhya Pradesh Municipalities Act, 1961.

8. Section 91 in so far as it is relevant for the present case reads as follows: '94. Appointment of Staff-

(1) Every council having an annual income of five lakhs of rupees or more shall, subject to rules framed under Section 96, appoint a Revenue Officer and an Accounts Officer and may appoint such other officers and servants as may be necessary and proper for the efficient discharge of its duties.

(2) Every council not falling under Sub-section (1) shall, Subject to rules framed under Section 95, appoint a sanitary inspector, an overseer, a revenue inspector and an accountant and may appoint such other officers and servants as may be necessary and proper for the efficient discharge of its duties.

(7) The State Government may transfer any officer or servant of a council mentioned in Sub-sections (1) and (2) and in receipt of total emoluments exceeding one hundred rupees to any other council.

4. The power of the State Government under Sub-section (7) of transferring employees of one municipal council to another council is limited to ' any officer or servant mentioned in Sub-sections (1) and (2).' Sub-sections (1) relates to councils having an income of five lakha or more. In terms of the sub-section, such councils shall appoint a Revenue Officer and an Accounts Officer and may appoint such other officers and servants as may be necessary for the efficient discharge of their duties. Sub-section (2) deals with councils which do not fall under Sub-section (1); i.e., annual income of which is less than five lakhs. Every council falling under Sub-section (2) shall appoint, a sanitary Inspector, an overseer, a revenue inspector and an accountant and may appoint such other officers and servants as may be necessary and proper for the efficient discharge of its duties. Sub-sections (1) and (2) thus enumerate the officers and servants which the councils shall appoint. In addition to enumerated officers, the councils may appoint such other officers and servants which may be necessary for the efficient discharge of their duties. The enumerated officers and servants are Revenue Officer, Accounts Officer, sanitary Inspector, overseer, revenue inspector and accountant. In our opinion these are the only officers mentioned in Sub-sections (1) and (2) and 'other officers and servants ' which a council may appoint for the efficient discharge of its duties are not the officers and servants mentioned in the sub-sections. The word 'motioned' in the context of Sub-section (7) means 'named' officers and servants not specifically enumerated cannot be said to be named or mentioned. This construction is supported by other considerations. Firstly, If Sub-section (7) applies even to such officers and servants which are not enumerated in Sub-sections (1) and (2) but which councils may appoint for the efficient discharge of their duties, then the power of transfer will be available for transferring any officer or servant in receipt of total encluments exceeding one hundred rupees and the words ' mentioned in Sub-sections (1) and (2)' as they occur in Sub-section (7) will become optics or redundant. Secondly, the officers and servants enumerated in Sub-sections (1) and (2) are again enumerated in Sub-section (4) and the appointment and dismissal of these officers and servants is subject to approval of the State Government. The enumerated categories of officers are thus treated differently from other officers and servants and it is reasonable to infer that the legislature intended by Sub-section (7) to confer on the State Government power of transfer only in respect of enumerated categories of officers and servants. Lastly, the predecessor Act, viz., the Central Provinces and Berar Municipalities Act, 1922, in Section 259 conferred on the State Government power to transfer ' any officer or servant' whereas the present Act in Section 94(7) by using the language 'any officer or servant mentioned in Sub-sections (1) and (2)' evinces an intention to restrict the power of transfer and not to make it available for 'any officer or servant' not mentioned in those sub-sections. In our opinion, the power of transfer under Section 91(7) is available only in respect of officers and servants specifically named or enumerated in Sections 91(1) and 94(2), and not in respect of other officers and servants which a council may appoint.

5. As lecturers and teachers are not the enumerated category's of officers and servants in Sections 94(1) and 94(2), the orders of transfer issued by the State Government in respect of the petitioners were in excess of the power conferred by Sub-section (7).

6. The petition is allowed. The orders transferring the petitioners from the municipal council, Sagar, to other councils are quashed. The petitioners will have their costs of this petition from the State Government. Counsel's fee Rs. 100. The security deposit will be refunded to the petitioners.


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