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Niranjan Dass Sehgal Vs. State of Punjab Through Secy. to Govt. of Punjab Dept. of Forests and ors. - Court Judgment

LegalCrystal Citation
SubjectService;Constitution
CourtPunjab and Haryana High Court
Decided On
Case NumberCivil Writ No. 177 of 1967
Judge
Reported inAIR1968P& H255
ActsEvidence Act, 1872 - Sections 123, 124 and 162; Constitution of India - Articles 226 and 311
AppellantNiranjan Dass Sehgal
RespondentState of Punjab Through Secy. to Govt. of Punjab Dept. of Forests and ors.
Appellant Advocate J.L. Gupta, Adv.
Respondent Advocate B.S. Dhillon, Addl. Adv. General,; B.S. Shant,; M.R. Sha
DispositionPetition allowed
Cases ReferredIn M. L. Chopra v. Union of India
Excerpt:
- sections 100-a [as inserted by act 22 of 2002], 110 & 104 & letters patent, 1865, clause 10: [dr. b.s. chauhan, cj, l. mohapatra & a.s. naidu, jj] letters patent appeal order of single judge of high court passed while deciding matters filed under order 43, rule1 of c.p.c., - held, after introduction of section 110a in the c.p.c., by 2002 amendment act, no letters patent appeal is maintainable against judgment/order/decree passed by a single judge of a high court. a right of appeal, even though a vested one, can be taken away by law. it is pertinent to note that section 100-a introduced by 2002 amendment of the code starts with a non obstante clause. the purpose of such clause is to give the enacting part of an overriding effect in the case of a conflict with laws mentioned with the.....ordertek chand, j. 1. this is a petition of writ under articles 226 227 and 311 of the constitution of india praying that an appropriate writ in the nature of certiorari or mandamus be issued quashing the orders passed by respondents 1, 2 and 3 as per annexures k and n. it is also prayed that the authorities be directed to restore the petitioner to his original position rank and status in the govt. services and also his seniority as per original seniority list there was also a prayer that the respondents be directed to produce personal files of the petitioner as also of jaswant sigh and bahadur singh respondents 4 and 5 and other records specified in the last paragraph of the petition.the petitioner who at the time of presenting the petition was divisional inspector wild life, amritsar.....
Judgment:
ORDER

Tek Chand, J.

1. This is a petition of writ under Articles 226 227 and 311 of the Constitution of India praying that an appropriate writ in the nature of certiorari or mandamus be issued quashing the orders passed by respondents 1, 2 and 3 as per Annexures K and N. It is also prayed that the authorities be directed to restore the petitioner to his original position rank and status in the Govt. services and also his seniority as per original seniority list There was also a prayer that the respondents be directed to produce personal files of the petitioner as also of Jaswant Sigh and Bahadur Singh respondents 4 and 5 and other records specified in the last paragraph of the petition.

The petitioner who at the time of presenting the petition was Divisional Inspector Wild Life, Amritsar had joined the department of Game Preservation in Punjab at Lahore in the year 1947 before the partition of the country. He was posted as Game Inspector Wild Life in 1947 in the scale of Rs. 80-5-120/5-140 80-5-120/5-140 with effect from 1st of August, 1947 (vide Annexure A). Prior to this appointment, the petitioner had served the Indian Army as a Hawaldar Clerk from 11th of November. 1941 till 12th of November 1946 for a period of five years and two days (vide Annexure B). Under the rules, the period of war service was to be counted towards his service in the department and its benefit had been granted to him towards the fixation of his seniority pay etc. On this basis, the petitioner claimed that he should be deemed to have joined the duties as Game Inspector on 29th of July, 1942. The petitioner, however, was allowed war service benefit for the period commencing 11th November, 1941 to 31st March, 1946, in all four years, four months and twenty-one days; and on this basis, his date of appointment would be deemed 11th of March, 1943 after adding four years, four months and twenty-one days to the date of his actual appointment. On the question of petitioner's seniority, the decision was taken after a considerable time and the orders of the Government were conveyed to him on 19th of May 1954 by the Deputy Secretary to Government, Punjab. A seniority list of Game Inspectors was issued by the Government on 19th May 1954, after considering the representation of the petitioner (vide Annexure C). After allowing him the war service concession in the fixation of seniority, his name was placed at No. 1 among 12 Game Inspectors.

2. It may be stated that the department was made permanent with effect from 1st of January, 1946 and formerly it was only temporary and, therefore, there were no permanent posts of Game Inspectors in the department prior to 1-1-1966 The seniority list was again revised by the Government vide memorandum dated 18th April, 1955 after considering the representation of Ved Parkash. Game Inspector and the petitioner was placed at No 4, one Kuldip Singh at No 5 and the contesting respondent No. 4 Jaswant Singh at No 6 (vide Annexure D).

3. The petitioner was selected for the post of a Selection Grade Inspector in the scale of Rs. 120-8-160/8-200 120-8-160/8-200 with effect from 1st April, 1955 Under orders of the Government of Punjab Game Preservation Department the petitioner along with one Kuldip Singh was selected to the two posts of 'Selection Grade' vide Annexure E. With effect from 21st of February 1957 the petitioner earned a further promotion as Divisional Game Inspector in the grade of Rs 140-10-200/10-300 vide Annexure F.

4. On 27th of May 1961, an office order was passed to the effect that the petitioner who was selected as Selection Grade Game Inspector with effect from 1st of April, 1955 was made substantive permanent selection grade Inspector: from the same date. In other words, this was given retrospective effect vide Annexure G.

5. On 13th of September, 1963, an order was issued by Shri G. S. Dhillon, Chief Conservator of Forests, Punjab, appointing the petitioner as Officiating Divisional Inspector from 25th of April, 1960, against the vacancy fallen vacant due to the appointment of one Shri Aminder Singh vide Annexure H. The petitioner contends that as no permanent vacancy accrued, he could not be confirmed and he continued to be treated on probation.

6. On 25th of September, 1964, he was allowed to cross the efficiency bar in the pay scale of Rs. 140-10-200/10-300 with effect from 21st of February 1964, vide Annexure 1. So far the petitioner had no serious ground for complaint His seniority was upset on 6th of January 1966, on entertainment of a representation dated 27-4-1960 made by respondent Jaswant Singh who was then Inspector Wild Life. It was stated in the office order that on consideration of Jaswant Singh's representation, the Government had decided that the seniority list of Inspectors. Wild Life be changed with the result that the petitioner was at first put at No 7 but it was said that in view of war service benefits granted to him his final seniority among Inspectors was approved placing him at No. 5 while retaining respondent Jaswant Singh at No 3 vide Annexure K.

7. The petitioner maintained that the orders revising his seniority and making respondent Jaswant Singh senior to him had been passed without giving him any notice He alleged that the order was passed under undue pleasure and as a result of influenct exercised by respondent Jaswant Singh. The petitioner had urged that the final seniority list had been issued on 7th of May 1955 (vide copy Annexure D) according to which his place was No 4 and that of respondent Jaswant Singh No 6 In fact Jaswant Singh had made a representation against the allotment of seniority but this representation after having been considered at different levels was rejected and the Government conveyed its decision on 25th/26th September 1955 vide Annexure Q.

8. In support of the allegation that the act of authorities in lowering the seniority of the petitioner as against Jaswant Singh was mala fide and motivated by undue favouritism the petitioner alleged that Jaswant Singh's record of service was exceptionally bad and he was unfit to be retained in service much less deserving of promotion and seniority for the under-mentioned reasons: --

(i) Jaswant Singh was tried for having committed murder and was also prosecuted under Sections 392 and 397 read with Section 34 of I. P. C The magistrate committed him for sessions trial and the learned Sessions Judge had observed It may be said that there was considerable suspicion against the accused of having participated in the murder of the dhobi and having robbed ...'

The Sessions Judge, however, gave him the benefit of doubt.

(ii) Jaswant Singh was tried in another case for having committed an offence of theft under section 379 I. P. C. and also for having committed offences under sections 392 397 and 411 I. P. C. He was found guilty by the trial court on a charge of having 'dishonestly misappropriated sum of Rs 3000' and was sentenced to a term of imprisonment of three months and a fine of Rs 1000 was also, imposed on him The appellate court acquitted him giving him the benefit of doubt. In view of the above convictions under Section 40, I. P C., Jaswant Singh was suspended and later dismissed from service He was subsequently reinstated after his appeal was accepted by the Sessions Judge.

Regarding the first two allegations, both the State and Jaswant Singh in their respective written statements admitted that Jaswant Singh was tried though finally acquitted. Jaswant Singh even said that the allegations levelled against him were found to be baseless which appears to me to be an overstatement.

(iii) A departmental enquiry was instituted against Jaswant Singh in the year 1956-57 on several charges including one of corruption and in consequence thereof, he was suspended from the service. Instead of facing the enquiry, it was said, that he absented himself without cause.

(iv) It is also said that Jaswant Singh proceeded to England without obtaining permission of the department but what has been stated at the bar by the learned counsel for the State after ascertaining the facts from the official files, was that Jaswant Singh had applied for twelve month's study leave before leaving India Leave was sanctioned on 7-4-1956 but later on it was withheld by order dated 10th of July 1956 He submitted his resignation on 1st of September, 1956 and left the country on 16th of September, 1956 before his resignation was accepted. From England he sent an application on 25th of January 1957 desiring to withdraw his resignation and that he might be treated on study leave In may, 1957 he was informed by cablegram that he was permitted to withdraw his resignation provided he returned to India immediately which he did not He continued to stay abroad for four years He has been asking for grant of leave On 24th June 1957 the Chief Consevator of Forests informed him that he was allowed to carry on his studies and he might return to India after completion of the course. If required, he might apply for more leave There appears to be then a change in the official attitude. On 31-10-1957 a earning was issued for absence from duty without proper sanction On 18th of November 1957 and again on 14th January 1958 he applied for additional leave, The Government cancelled the earlier order of 31-10-1957 on 11th of May 1958 and placed Jaswant Singh under suspension. Charge-sheet was sent to him in England to which he sent a reply. On 11-11-1959, it was decided that a warning administered on 31-10-1957 would suffice and he should be reinstated on the day he takes over as Wild Life Inspector. The Chief Conservator of Forests recommended to the Government, to regularise his leave. He has subsequently been getting different kinds of leave and ultimately they were all regularised. It may be mentioned that no permission to obtain service abroad was asked for or granted. Service in London or other places did not have the effect of terminating any lien of his service in India.

(v) It was alleged by the petitioner that while serving in the office of the High Commissioner for India, he had been committing misconduct and had illicit relations with a girl who bore him an illegitimate child. This allegation was denied in the written statement of the State though it admitted that a similar case was reported against him by Indian Embassy in Rome. Jaswant Singh merely denied it. It was alleged by the petitioner that Jaswant Singh despite his unusually bad record, series of misconducts of grave kind committed by him had a null with the officers and has therefore successfully managed to escape the evil consequences. All the violations of disciplinary rules and other improprieties that he committed, were overlooked. His absence of nearly four years abroad was regularised and acts of corruption, misconduct and breaches of discipline committed by him were condoned and out of favourtism uncalled for indulgences were shown to him and on all the offences committed by him, a cover was put, so much so that they were kept from the scrutiny of this Court by claiming privilege against their disclosure.

(vi) Although his representation had been dismissed in the year 1955, he put in another representation on 27th April, 1960, submitting that he was entitled to seniority over and above the petitioner and several others. His representation was under consideration of the Government for nearly five years and it was on 6th of January. 1966, that the seniority list was revised and it was decided that respondent Jaswant Singh should be put at No. 3 and the petitioner a1 No. 5 and Kuldip Singh, petitioner in C W 2477 of 1966 at No. 6 vide Annexure K. The petitioner feels aggrieved against the disturbance of his seniority and after eleven years.

9. On behalf of the State, the allegation of mala fide and of favour shown to Jaswant Singh were denied and it was simply stated that character roll show that Jaswant Singh had a better record than the petitioner.

10. Jaswant Singh, in reply to the petitioner's allegation, stated that he was entitled to seniority as he had entered the service earlier than the petitioner and that It was open to the Government to remedy the wrong done to him at any time and no period of limitation was provided for rectification of a mistake.

11. The petitioner's case on the question of seniority as put by him in his petition is that it was to be reckoned with effect from the date of the substantive appointment of the particular official and where the date was the same, the next consideration for the Government to take into account was the pay and age. On the basis of these principles, the Petitioner had been allotted his seniority which ought not to have been disturbed as has been done after eleven years. He also urged that the Government had considered representation of Jaswant Singh and the Government's order rejecting his representation was communicated by the Deputy Secretary to the Game Warden. Punjab, on 26th September 1955, as follows:--

Subject: Seniority List of Game Inspectors. Reference your endorsement No. 3526 dated 2-7-1955

After careful consideration, Government have rejected the representation of Shri Jaswant Singh, Game Inspector, Jullundur forwarded with your endorsement under reference He should be informed accordingly '

11-A. The petitioner also made a grivance of the fact saving that:

'There was nothing on the record to show as to why and how was a departure necessitated after a lapse of eleven years. In anv case, there seems to be no valid reason, ground or basis for this change after a lapse of such a long time.'

It was also averred that the previously prevailing practice of the department was incorporated into the statutory rules framed under Article 309 of the Constitution of India. According to these rules (Punjab Wild Life Preservation Department Class III Service Rules, 1959), the principle for seniority would be calculated on the basis of the date of the substantive appointment and in case the date was the same, then seniority would be determined on the basis of the pay or age.

12. It was next urged that it was imperative for the Government to afford to the petitioner an opportunity to show cause against the contemplated move or action taken in revising the seniority list. It is stated that no show cause notice was ever served on the petitioner He was thus said to have been deprived of an opportunity to vindicate his position and to show how the re-fixation of the seniority list to the advantage of Jaswant Singh and to the detriment of the petitioner was illegal and unjust. It was further urged that the representation of Jaswant Singh dated 27th of April 1960, having been made five years after a similar representation had been rejected (Annexure Q) in 1955 was made after an undue delay and on this ground deserved to be rejected.

13. After passing the order dated 6th January, 1968 (Annexure K), the Chief Conservator of Forests addressed a communication to the petitioner dated 7th January, 1966 (Annexure L) to the effect that the petitioner was wrongly promoted to the rank of Divisional Inspector Wild Life, with effect from 21st of February, 1957 and' there were other Inspectors who had better claims He was, therefore, required to show cause as to why he-

'should not be reverted from the post of Divisional Inspector Wild Life to the post of Inspector Wild Life (Selection Grade) from the same date viz. 21-2-1957 when you were wrongly promoted as Divisional Inspector Wild Life to enable adjustment of the person eligible for promotion.

This notice of reversion has been made in 1966 and it has the effect of putting the petitioner back to the post he held nine years earlier To this show cause notice, plaintiff made a representation on 27th of January, 1966, vide Annexure M and the petitioner had also made an oral representation before the Deputy Secretary Finally it was ordered on 7th of October, 1966, vide Annexure N that Jaswant Singh was promoted as Divisional Inspector Wild Life in the grade of Rs. 140-10-200/10-300 with effect from 21st of February, 1957 and Shri N. D. Sehgal reverted as Inspector Wild Life, Selection Grade in the scale of Rs. 120-8-180-8-200 120-8-180-8-200 . It was also ordered that no recovery be made from the petitioner as a result of the above mentioned change and that no arrears should be paid to Jaswant Singh. The petitioner maintains that this order (Annexure N) was Illegal, unjust and without Jurisdiction and deserves to be quashed. The writ petition has been founded on the above allegations and the petitioner has prayed for the issuance of an appropriate writ of certiorari, mandamus for quashing the orders, copies of which have been attached as Annexure K and Annexure N and for directions to the authorities to restore the petitioner to his original rank and status justified by his seniority as shown in the original seniority list.

14. On similar allegations. Kuldip Singh has also filed a writ petition in this Court C. W. 2477 of 1966 seeking similar relief as against the seniority of Jaswant Singh over him. The detailed order is being passed in this case. Both writ petitions have been opposed by Jaswant Singh and also by the State of Punjab and the officers respondents 2 and 3.

15. The first grievance of the petitioner is that before submitting his reply to the show cause notice against his reversion, he had asked the Chief Conservator of Forests to supply to him copies of orders relating to the reinstatement of Jaswant Singh after his acquittal and also a copy of the order giving the petitioner the benefit of war service, vide Annexure Rule To this, the petitioner was told on 25th of January, 1966.vide Annexure S that his demand for copy of the reinstatement order of Jaswant Singh was irrelevant; and the department was not bound to supply him copy of the Punjab Government Memo, giving him the benefit of war service. After the writ had been filed in this court, an application was made by the petitioner on 24th of July 1967 under Section 151 praying that the personal file of Jaswant Singh and also other connected records of the case may be made available to this court at the time of the hearing of the Petition. This request was allowed subject to all just exceptions on 26th of July, 1967.

In reply to the above request an affidavit of Shri S. S. Grewal. Developmeny Commissioner and Secretary to Government. Punjab. Development. Agriculture (Forests') and Co-operativp Department was filed He stated-

'I as Secretary of the Forests and Wild Life Preservation Department, am in control of and in charge of its records at Government level. T have carefully considered the relevant files and have come to the conclusion that at these contain unpublished official record relating to the affairs of the State, their disclosure would be detrimental to the maintenance and proper functioning of the public services.

I do, therefore, claim privilege under Section 123 of the Indian Evidence Act, 1872, regarding the relevant record to the writ petition and do not give permission to produce the said record or to give any evidence derived therefrom '

16. The bona fides of the claim of privilege which have been challenged, may now be considered in the background of the principles underlying the statutory exception.

17. The law of evidence considers the rules of privilege testimonial exclusion under four categories; political judicial, professional and social In the last three groups fall for example the privileges of jurymen of legal advisers and of the spouses. The communications in relation to these classes, are deemed privileged and are precluded from judicial scrutiny The first species of privilege Is political, relating to secrets of State such as State papers and communications between Government and its officers and other matters of public policy. Evidence is rejected on the ground that from its reception, some collateral evil would ensue to society or to third partiesp.

18. Section 123 of the Indian Evidence Act protects from Judicial scrutiny 'evidence derived from unpublished official records relating to any affairs of State' except with the permission of the officer at the head of the department concerned. The moot question is whether in the circumstances of the instant case, where It is stated that an employee of the Government who had been prosecuted on different occasions for offences alleged to have been committed under Section 302 of I. P. C. and later under Sections 279, 392, 397 and 411 read with Section 34 of I. P C. and that departmental enquiries had been instituted on several grave charges including one of corruption, in which, he had to be suspended; and his having proceeded in U. K defying the order of the Government withholding permission and also his having committed serious misconduct while in service there and despite the dismissal of his representation in 1955, his being given seniority eleven years later; and further, when it was alleged that he was recipient of undue favours, which his character roll would disclose, he should have been retained in the service?

In other words, are these matters, the disclosure of which would contravene the principle underlying Section 123 When the probity of the conduct of a public servant is a matter in issue, can the State screen his conduct from the purview of the court on the ground that it is an affair of State and is, therefore, sacrosanct, and consequently must he insulated from the reach of the court as evidence The issue is, whether the sanctity of secrecy should yield to the necessity of getting all the facts, and whether public interest is served best by the paramount requirement, that all facts relating to a litigated issue should be available to the court to the end that the truth may be ascertained. This proposition is being challenged on behalf of the State which has chosen not to give permission to the production of the record to enable the High Court to adjudicate upon matters canvassed before it. The law provides that State secrets and communications to, from and between public officers relating to affairs of State are privileged against disclosure This broad principle is reflected by Section 123 of the Indian Evidence Act. If that is the legislative policy which has been claimed in the circumstances of this case, the court may not negate it, by substituting its own judgment Can it be said that the nature of the information sought as to the personal conduct of an employee of the State where it was a relevant issue was of such consequences, to which the State should attach the privilege and was that fairly within the intendment and purview of this section? The information sought in this case cannot be regarded as a secret of State in the commonly accepted sense: the information asked did not involve any question of international politics military defence or the security of the State or public safety The papers which are withheld from the scrutiny of this court and with respect to which privilege has been claimed, were certainly not State papers, despatches, minutes, or documents of any such description which relate to the carrying on of the Govt. or were connected with the transaction of public affairs. Decidedly, no question of peace or war was involved.

19. Mr Grewal in his affidavit has not chosen to furnish a clue as to the jeopardy to which the Government might be exposed if information was furnished to this court regarding the conduct of a Class III servant. It is not known in what way would such a disclosure be detrimental to the public interest. A non-disclosure of matters involving secrets of State in military or international affairs is a well-recognised and a genuine around, for claiming testimonial exemption. Secrecy is legitimately invoked for acts of pending international negotiations or military directions against foreign enemies. There can be no two opinions that such matters ought to be protected on the ground that these are secret affairs of the State The question is, can the matter in hand in the instant case, be raised to that high leval of public policy?

20. The stand of the type taken in this case by the head of the department, has been deprecated by the courts and the jurists According to Professor Wigmore under a system of representative Government and removable officials, there can be no facts which require to be kept secret with that solidity which defies even the enquiries of a court of justice. Wigmore approved of the observations that to cover with the veil of secrecy the common routine of business is an abomination as it was generally desired for the purpose of 'parties and politics' or personal self-interest or bureaucratic routine He said 'the responsibility of officials to explain and to justify their acts, is the chief safeguard against oppression and corruption 'Referring to facts in relation to dealings of Government departments, which were constitutionally demandable on the floor of legislature, Wigmore observed.

'to concede to have a sacrosanct secrecy in a court of justice is to attribute to have a character which for other purposes is never maintained. -- a character which, appears to have been advanced only when it happens to have served some undisclosed interest to obstruct investigation into facts which might reveal a liability '

An invocation of a supposed inherent secrecy in all official acts and records can lend itself 'to mere sham and evasion' and applied in such a spirit.

'it tends to become merely a technical advantage on the side of that party who happens to be interested as an official and to be in possession of important proof'

There is a long catena of decisions in which warnings have been given by courts of the menact which the supposed privilege implies to individual liberty and private right, and to the potency of its abuse. The highest courts consider that the privilege is a narrow one and most sparingly to be exercised, vide Wigmore on Evidence. Volume VIII. Section 237.

21. In Robinson v. State of South Australia 1931 AC 704 a privilege was claimed for communications between certain departmental officers on the ground that disclosure would be 'contrary to the interests of theState' in an action by a bailor who had placed wheat under control of the State, for wheat damaged by negligence. The Privy Council cited with approval Taylor on Evidence observing 'the principle of the rule is concern for public interest, and the rule will accordingly be applied no further than the attainment of that object requires' Lord Blanesburgh observed that the foundation of the rule was that the information could not be disclosed without injury to the public interest, and not that the documents were confidential or official which alone was no reason for their non-production His Lordship observed that while the courts-

'must duly safeguard genuine public interests they must see to it that the scope of the admitted privilege is not in such litigation extended Particularly must it be remembered in this connection that the fact that production of the documents might in the particular litigation prejudice the Crown's own case or assist that of the other side is no such plain overruling principle of public Interest' as to justify any claim of privilege. The zealous champion of Crown rights may frequently be tempted to take the opposite view, particularly in cases where the claim against the Crown seems to be harsh and unfair But such an opposite view is without justification. In truth the fact that the documents, if produced might have any such effect upon the fortunes of the litigation is of itself of compelling reason for their production -- one only to be overborne by the era-vest considerations of State policy or security' (716)

The documents in that case were primarily commercial and in the view taken by Lord Blanesburgh the Minister.

'should have condescended upon some explanation of the particular and far from obvious danger or detriment to which the State would be exposed by their production' The above observations are germane to the manner in which privilege has been claimed in this case These observations have been followed in a large number of decisions of the High Courts in this country.

22. In Mohan Singh Bath v. Emperor. ATR 1940 Lab 217 after referring to the view of their Lordships of the Privy Council in the case cited above it was remarked.

'it would be good to follow the practice of the English law namely that some indication should be given to the court as to why privilege is claimed or what affairs of State are involved in the matter Without such indication there is always a danger that the court may draw an adverse inference from the non-production of the document '

23. In Bhaichandra Dattatrava v Chanbasappa Mallappa AIR 1939 Bom 237 the Bench observed.

'English courts have insisted upon proof of some collateral evil to society or to the public to justify the rejection of documents on grounds of public policy......'

After bringing out the distinction betweenthe law in India and in England, it was remarked:

'but it is essential to bear in mind the cardinal fact that privilege does not attach to a document merely because it is a State or official document The foundation of the claim rests on the consequences of disclosure of a communication made in official confidence whose publication, the officer to whom it is made, considers contrary to the public interests.'

24. There is authority in support of the proposition that departmental enquiry papers are not unpublished documents relating to affairs of State vide Harbans Sahai v. Emperor, (1912) 16 Cal WN 431, D. Weston v. Peary Mohan Dass. (1913) ILR 40 Cal 898 (918), Ibrahim Sheriff v. Secretary of State AIR 1936 Nag 25.

25. Bhagwati J. in Chamarbaghwalla v. Parpia, AIR 1950 Bom 230 animadverting to Section 123 of Indian Evidence Act said:

''Affairs of State is a very wide expression. Every communication which proceeds from one officer of the State to another officer of the State is not necessarily relating to the affairs of State. If such an argument was pushed to its logical extent, it would cover even orders for transfers of officers of Government departments and the most unimportant matters of administratiys detail which may be addressed by one officer of the State to another That could not be within the intendment of the Act at all. What are the affairs of State within the meaning of that expression as used it. Section 123 of the Act has therefore got to by determined by a reference to the grounds on which privilege can be claimed in respect of a particular document.

A clue to the same is furnished in the observations of their Lordships of the Privy Council. 1931 AC 704.

26. After referring to the decision of the House of Lords In Duncan v. Cammell Laird and Co. 1942 AC 624 Bhagwati J said:

'Production should only be withheld when the public interest would otherwise be indemnified as where disclosure would be injurious to national defence or to good diplomatic relations or where the practice of keeping a class of documents secret is necessary for the proper functioning of the publir service.'

Chagla C. J. in Lady Dinbai Dinshaw v. Dominion of India AIR 1981 Bom 72 said:

'If therefore having considered the document he tells the Court that the document is one relating to affairs of State and that its disclosure will be injurious to public safety, the Court ordinarily would accept his statement if made on oath. But the statement must not be of a vague or indefinite character. He must not onlv indicate the nature of the document but he must also state what injury to public interests he contemplateswould result from the disclosure of the document'

27. In a full Bench decision of this court in Governor General in Council v. H. Peer Mohd Khuda Bux. AIR 1950 EP 228. Khosla J. said

'I would define 'affairs of State' as matters of a public nature in which the State is concerned and the disclosure of which will be preiudicial to the public interest or injurious to national defence, or detrimental to good diplomatic relations. Words very similar to these were used by Viscount Simon in Duncan v. Cammell Laird and Co. Ltd. 1942-1 All ER 587-1942 AC 624 Kapur J. observed:

'But the sole object of this privilege and I have no doubt that it would be claimed in those circumstances is that the disclosure would be injurious to national defence or to good diplomatic relations or for the proper functioning of the public service, and it is necessary to keep that document or that class of documents secret'

28. Applying the principles relating to claim of privilege under Section 123 of Indian Evidence Act to the facts of this case. I am left with no doubt in my mind that there was no justification whatsoever for claiming the privilege. It is difficult not to agree with the suggestion submitted on behalf of the petitioner that privilege had been claimed for an extraneous purpose not germane to the underlying principle. The object seems to be to conceal from the purview of this court the alleged misconduct of Jaswant Singh and the way in which his misconduct had been condoned, glossed over or palliated, and the decision as to seniority which was earlier arrived at after mature consideration, and acted upon for eleven years (1955-1966), had been disturbed to his advantage.

29. I may now address myself to the arguments advanced by the learned counsel for the parties. On behalf of the petitioner it has been urged that the decision with regard to fixation of seniority had been arrived at after consideration of representations made against seniority list formulated in the first instance and this was no longer reviewable after a distance of long time The question of seniority was first determined by Director of Agriculture in 1947 which was modified, vide copy of Memorandum dated 19th of May, 1954 (Annexure C). In this list, the petitioner was put at No 1 and Jaswant Singh at No. 4. A representation was made by Ved Parkash against the seniority and it was determined by Mr. Fletcher, Secretary to Government on 10th of May, 1955 vide Annexure D. Ved Parkash was put at No 2, petitioner at No. 4 and Jaswant Singh of No 6. The seniority as determined by Mr Fletcher had been acted upon till 6th of January 1966.

30. The seniority list was reviewed on 6th of January. 1966 (Vide Annexure K). It was stated that representation dated 27th of April 1960, by Jaswant Singh for restoration of his seniority was under consideration and it has now been decided by Government that the seniority list of Inspectors Wild Life as originally approved in the pre-partition Punjab as per communication of the Director of Agriculture, Punjab, Lahore, No. 367/ 1138-11 dated the 20th of June, 1947, be restored The result was that Jaswant Singh was placed at No. 3 and the petitioner at No 7. In view of the war service benefits granted to the petitioner, it was stated that his final seniority had been fixed at No. 5 whereas that of Jaswant Singh was kept at No .1.

31. The objection of the petitioner is, that no such review could have been ordered, as firstly, rules did not confer any power of review; secondly, representation of respondent No. 4 regarding his seniority was rejected by the Govt. on 26-9-1955 vide copy of Memorandum (Annexure Q): and thirdly there was no new material to warrant review. In the alternative, it was urged, that if at all the matter could be reviewed, opportunity to show cause should have been given before revising seniority list. The petitioner who was selected as a Selection Grade Game Inspector with effect from 1st of April, 1955, was made substantive permanent Selection Grade Inspector from the same date i.e. 1-4-1955 in pursuance of a notification dated 9th of June 1959 vide Annexure G.

32. It was urged that seniority of Jaswant Singh and others should have been determined after show cause notice to petitioner. If such an opportunity had been given to him, the petitioner could have shown that the previous order making him senior to Jaswant Singh was just He could have even shown that his service should have been counted from 11-11-1941 when he joined the Army vide Annexure B. He having been discharged on 12th of November, 1946 should have been given credit of five years and two days and not of four years, four months and twenty one days. It was said that on this assumption the petitioner could show that his service should have been counted from 11-11-1941 as against Jaswant Singh who joined on 16-9-1942. The main grievance of the petitioner was that the decision dated 6th January 1966 (Annexure K) by which Jaswant Singh was put above him was arrived at first without any opportunity having been given to the petitioner and others and was therefore bad.

33. By communication dated 7th January, 1966 (Annexure L) from the office of the Chief Conservator of Forests to the petitioner on the 'Subject: Reversion' petitioner was told that he had been wrongly promoted to the rank of Divisional Inspector Wild Life with effect from 21st of February 1957 and there were other persons on the seniority list of Inspectors Wild Life who were to be considered and promoted prior to his promotion against the vacancy of Divisional Inspector Wild Life. The claim of such persons for appointment as Divisional Inspectors Wild Life being prior could not be ignored. He was served with a notice:

'to show cause as to why you should not be reverted from the post of Divisional Inspector Wild Life to the post of Inspector Wild Life (Selection Grade) from the same date viz: 21st of February. 1957 when you were wrongly promoted as Divisional Inspector Wild Life, to enable adjustment of thp person eligible for promotion'

It may be mentioned that the petitioner was selected on 1-6-1955 as Selection Grade Inspector in the pay scale of Rs. 120-8-160/8-200 120-8-160/8-200 with effect from 1st April 1955, vide Annexure E and was promoted as Divisional Game Inspector in the made of Rs 140-10-200/10-301 vide Annexure F. The show cause notice as per Annexure L dated 7th January. 1966 was against reversion which according to the learned counsel for the petitioner was just a formality after the petitioner's seniority had been disturbed earlier by order of 6th January, 1966 (Annexure K). The opportunity it was said, should have been given to the petitioner before deciding his case of Seniority Reliance has been placed upon a Single Bench decision in Madan Lal v Union of India, 1967 Cur LJ 62 (Punj) The facts of that case are in pari materia. One of the contentions that had been canvassed was that the order made by the Central Government was without any notice to the petitioner and without affordine him an opportunity of being heard. If opportunity had been given, the petitioner would have challenged the authority and the jurisdiction of the Government to disturb his seniority Grover J remarked:

'While deciding the question of seniority of the petitioner which is likely to affect not only his future chances of promotion but also the holding of his present job from which he has been reverted as a result of the decision of the Central Government, it was obligatory on the Government to either directly or through the Advisory Committee afford an opportunity to the petitioner in such manner as it was considered proper to make his representation or submit his explanation in respect of the representations of the four clerks which they had preferred against the assignment of their respective places in the joint seniority list The petitioner admittedly was not afforded any such opportunity and it is not possible to under stand how his omission to ask for a hearing would affect the matter inasmuch as there is nothing to show that he was even informed of the existence of any such representations against him The orders which have been impugned in the matter of the fixation of his seniority in the joint seniority list would have to be quashed for the aforesaid reason It will be for the Central Government or the Advisory Committee to re-hear and re-decide the matter if so advised, after affording the petitioner an opportunity of being heard in the light of the observations made above.'

I find myself in full agreement with the above observations.

34. A similar matter came up before a Division Bench of the Mysore High Court in E. V. Seshadri v State of Mysore. AIR 1966 Mysore 31. The observation of H. Hombe Gowda C. J. are applicable to the facts of this case. It was observed:

'The question is whether the revision of 1957 list was made after taking a comprehensive decision of all the representations filed by the several persons aggrieved or is one done for the purpose of assigning a rank to the second respondent on the basis of his representation only? We have no doubt in our minds that there has not been a comprehensive revision of the first Inter-State Seniority list of Assistant Engineers on the basis of the representations received by all the officers in response to the Notification issued in 1957 As a matter of fact that second respondent has not asserted in his counter-affidavit that the second list prepared and issued in 1963 was the result of comprehensive revision after taking into consideration all the representations 'filed by thp several persons simultaneously Nor has the first respondent asserted in the counter-affidavit that it is as a result of tht comprehensive revision of the list in the light of the representations made by several persons that the second list was prepared and issued by it. In these circumstances, we an of the opinion that the second or revised Provisional Inter-State Seniority or gradation list issued by the first respondent in the year 1963 was beyond its competence and authority and is liable to be struck down '.

35. The observations of their Lordships of the Supreme Court in State of Orissa v. Dr (Miss) Binapani Dei AIR 1967 SC 1269 have an important bearing They observed:

'We think that such an enquiry and decision were contrary to the basic concept of justice and cannot have any value. It is true that the order is administrative in character but even an administrative order which involved civil consequences as already stated must be made consistently with the rules of natural justice after informing the first respondent of the case of the State, the evidence in support thereof and after giving an opportunity to the first respondent of being heard and meeting or explaining the evidence. No such steps were admittedly taken the High Court was in our judgment right in setting aside the order of the State'

I agree with the contention of the learned counsel for the petitioner that an opportunity which deserved being given, was not afforded to the petitioner and other concerned persons to show cause against the revision of the previous seniority list What happened in tills case was that that list had beenrevised without notice to others placing respondent Jaswant Singh above the petitioner. After the seniority had been determined to the detriment of the petitioner and to the advantage of respondent Jaswant Singh the petitioner was required to be reverted. He was asked to show cause against proposed reversion. His reversion was consequent on the disturbance of his seniority and the opportunity was being Riven subsequent to the decision adverse to him having been taken. The giving of ex-post facto notice after a fait accompli, is contrary to all canons of law and equity. Moreover, the show cause notice should have been before changing the seniority by order (Annexure K) and not against reversion contemplated in the notice (Annexure L). The petitioner should have been told of the subsequent representation of Jaswant Singh and of his claim to his seniority over the respondent. If this had been done, the petitioner could have shown on several grounds that the claim was not justifiable.

It is surprising that the Government in these proceedings has claimed a privilege in respect of the representation of Jaswant Singh. The principle audi alteram partem (hear the other side) is fundamental and must be adhered to in all matters of quasi judicial nature when contending claims of two persons have to be adjudicated upon. The impartiality of the tribunal is ap! to be gravely imperilled when one of the parties has not been given opportunity to appear before it. The equilibrium of impartiality is thereby upset The essence of the rule of natural justice is notice adequate opportunity to be heard, consideration and solemn judgment It was pithily put by Sir Edward Coke (i) vocate (ii) interrogate and (iii) judicate that is to say, call, question and adjudicate. The principle has been recognised from the hoary past and its sanctity has been recognised throughout. The applicability of this rule was considered in detail by me in Bhikhan Bobla v. Puniab State. AIR 1963 Punj 255 (FB). I feel satisfied that the above fundamental principle has been violated in this case and this, to my mind is a fatal infirmity It is hardly necessary to point out that the disturbance of seniority followed by reversion will result in measurable loss to the petitioner. It was next urged that the order dated 7-10-1966 (Annexure N) passed after the submission of representation dated 27th January 1966 by the petitioner (Annexure M) was not a 'speaking order' The words 'after careful consideration of the representation..... ' with which the order begins are no satisfactory answer to the query whether it is a 'speaking order The words 'careful consideration' in the absence of any reasons do not supply the lacuna and the order cannot be supported The omission to give notice to the petitioner while disturbing hip seniority after such a length of time has resulted in substantial and manifest injustice to him.

36. I may refer to one argument advanced on behalf of the respondent. It was said that it was the sweet will of the Government to review its previous order and reshuffle seniority of its officers according to its discretion and this exercise of its will cannot be interfered with by the courts If the Government felt that the senioritv as formerly fixed was erroneous, it could right the wrong even after a long time. It was said that the Government had the power to correct its errors by review regardless of time and reference was made to Devasahayam v. The State of Madras. AIR 1959 Mad 1. This argument is answered by a decision of the Full Bench of five Judges of this court reported in Deep Chand v Additional Director Consolidation of Holdings, Punjab, AIR 1964 Puni 249 (FB) Dua J. who delivered the judgment of the Full Bench referring to decision cited before the Bench observed:

'They clearly do not Lend any support to the broad and unqualified proposition that courts are empowered to recall or review their earlier erroneous and unjust orders whenever it is discovered that the error was due to their own mistaken view on the merits of the controversy and the observations in Mrs. Peterson's case AIR 1963 SC 692 clearly seem to negative it. I may observe that it is not claimed that iudicial and quasi-judicial tribunals possess, in this respect, any wider or more extensive inherent power than the courts'

Referring to the observations of Cairns, L. C. in Rodger v Comptoir 'D' Escompte de Paris, (1871) LR 3 PC 465 (475) Dua J said:

'These observations in my opinion, clearly negative any inherent power of jurisdiction in a judicial and if T may say so with respect, also in a quasi judicial tribunal to re-open a decided cause and set matters right by altering the decision merely on discovering an error in it on the merits.

To concede such a wide power of review would, in my opinion introduce into judicial and quasi-judicial decision disconcerting element of permanent uncertainty and unpredictablity tending to give an impression of quasi judicial lawlessness which I cannot persuade myself to uphold If courts do not possess such a wide and sweeping power it is difficult to accede such a wide power in statutory judicial of quasi judicial tribunal?'

37. Lengthy arguments were addressed bv the Parties in support of their respective claims to seniority It will perhaps not be correct for this court to determine this question while disposing of this writ petition Apart from the fact that the adjudication of such a Point is strictly not within its domain it cannot adequately do so because the complete material has not been placed before it and with respect to certain relevant and essential records, privilege has been claimed by the State Even if the privilege had not been claimed, the determination of seniority in accordance with law and rule was essentially the function of the Government. This court steps in only when the basic rules pertaining to natural justice are transgressed This court shall, therefore, avoid impinging upon the province of the Government.

38. There are observations made that when a matter has been finally disposed of by a competent authority it cannot be reopened by his successor except under the law. This principle governs without doubt judicial cases. As a rule of equity and justice, similar principle deserves to prevail in departmental enquiries: Gursewak Singh Harnam Singh v The State. AIR 1954 Pepsu 129.

39. In M. L. Chopra v. Union of India, 1967 Cur LJ 351 (P & H). Narula J observed:

'Suffice to say that once a certain protection or benefit had been afforded to the petitioners, they were certainly entitled to be heard and entitled to be given sufficient and adequate opportunity to show cause against their being deprived of the same benefit particularly with retrospective effect. This is necessary in order to conform to the principles of natural justice which are enshrined in the guarantee of rule of law contained in Article 14 of the Constitution'

40. In the instant case, the order of reversion dated 7-10-1966 (Annexure N) was retrospective taking effect from 21-2-1957, and nine years of petitioner's service as Divisional Inspector were effaced The petitioner had even crossed the efficiency bar as Divisional Inspector on 25th of September, 1964 with effect from 21st of February 1964 (Annexurre I)

41. After giving anxious considerationto the matters canvassed in this case, I feelsatisfied that the petition should be allowed.The petitioner is entitled to the issuance ofa writ of mandamus quashing office orderNo WL/28/C C F dated Chandigarh the 6thJanuary 1966 (Annexure K) and order dated7th October 196R under signatures of ShriB. B. Vohra, Secretary to Government. Punjab, Agriculture and Forest Department (Annexure N) I order accordingly. There willbe no order as to costs.


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