Skip to content


Laxmi Bus Service Vs. State Transport, Appellate Tribunal, Punjab and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtPunjab and Haryana High Court
Decided On
Case NumberCivil Writ Petn. No. 515 of 1983
Judge
Reported inAIR1984P& H374
ActsMotor Vehicles Act, 1939 - Sections 57, 57(2), 57(3) and 62
AppellantLaxmi Bus Service
RespondentState Transport, Appellate Tribunal, Punjab and ors.
Cases Referred and Damineni Sangayya v. State of Andhra Pradesh
Excerpt:
- sections 80 (2) & 89 & punjab motor vehicles rules, 1989, rules 85 & 80: [t.s. thakur, cj, jasbir singh & surya kant, jj] appeal against orders of state or regional transport authority imitation held, a stipulation regarding the period of limitation available for invoking the remedy shall have to be strictly construed. that is because any provision by way of limitation is in the nature of a restraint on the remedy provided under the act. so viewed two inferences are clear viz., (1) sections 80 and 89 of the act read with rule 85 of the rules make it obligatory for the authorities making the order to communicate it to the applicant concerned and (2) the period of limitation for any appeal against the order is reckonable from the date of such communication of the reasons would imply..........was upset mainly on the ground that strict rules of limitation were not applicable being a case of grant of temporary permit and the application for the grant thereof could even be entertained at the stage of arguments, the primary object being public interest which remained paramount till the grant of the permit. additionally, the appellate tribunal took the view that both the contending parties shall share the permit by having one return trip each.3. in the return filed by the contesting respondent, the factual position is not seriously disputed; rather it is conceded that the application made by it was beyond limitation. it has at the same time been clarified that to begin with notice annexure p-1 pertained to the grant of three temporary permits but at the time of considering the.....
Judgment:
ORDER

1. The petitioner M/s. Laxmi Bus Service is aggrieved against the appellate order of the State Transport Appellate Tribunal, Punjab, Chandigarh, whereby the appeal of the 3rd respondent M/s. Dhuri Bus Service was allowed having the effect of retrieving one stage carriage permit with one return trip from the petitioner, and being granted to the said respondent, by upsetting the orders of the State Transport Commissioner, who had in the first instance, granted one stage carriage with two return trips to the petitioner.

2. The challenge of the petitioner is mainly based on the question of limitation. The question of limitation being a question of jurisdiction at the stage of the initial cause, has been invoked by the petitioner to oust the claim of respondent No. 3. It is averred that vide Notice Annexure P-1, the R. T. A. had in order to meet an immediate demand, invited applications for the grant of three temporary permits with one daily return trip by 3lst May, 1979. Undisputably, the petitioner applied for the purpose within time but respondent No. 3 made an application beyond time. Marshalling the claim of the petitioner vis-a-vis other operators, one temporary permit with the two return trips was granted by the R. T. A. to the petitioner vide Order Annexure P-2. The appeal of respondent No. 3 before the State Transport Appellate Tribunal was allowed vide Order Annexure P-3 on l9th Jan., 1983, at a stage when the temporary route permit stood exhausted by efflux of time. Suggestedly, the petitioner was working on the basis of another order. But still, the order of the R. T. A. was upset mainly on the ground that strict rules of limitation were not applicable being a case of grant of temporary permit and the application for the grant thereof could even be entertained at the stage of arguments, the primary object being public interest which remained paramount till the grant of the permit. Additionally, the Appellate Tribunal took the view that both the contending parties shall share the permit by having one return trip each.

3. In the return filed by the contesting respondent, the factual position is not seriously disputed; rather it is conceded that the application made by it was beyond limitation. It has at the same time been clarified that to begin with notice Annexure P-1 pertained to the grant of three temporary permits but at the time of considering the need, in public interest, those were raised to five permits. And so far as the one granted to the petitioner was concerned, it was to have two return trips. It has further been asserted that the grant of temporary permit with one return trip to the respondent by the Appellate Tribunal was in exercise of the same power as that of the R. T. A., for conceptionally the Tribunal considered the temporary need as if existing on the date of the grant of the original permit.

4. Learned counsel for the petitioner has raised three questions,--

(i) That the 3rd respondent filed this application beyond limitation.

(ii) That for the grant of permit, the Tribunal has not taken into consideration 'public interest' at the time of the allowance of the appeal and other requisites as spelled out in Patiala Bus (Sirhind) Pvt. Ltd. v. State Transport Appellate Tribunal, Punjab, AIR 1974 SC 1174, and

(iii) That the Tribunal ignored the patent factor that on the date of its decision, the temporary permit stood expired, making it incumbent on the Tribunal to dismiss the appeal as infructuous.

For the view I am going to take on question No. (1), there is no need to discuss the remaining two questions. And on question No. (1) the argument of the learned counsel for the petitioner has proceeded on these lines.

It is vehemently contended on behalf of the petitioner that under S. 62 of the Motor Vehicles Act, 1939 (for short 'The Act') whereunder temporary permits are granted, it is not incumbent on the R.T.A. either to invite applications or to fix a time for the purpose. In the same strain it is asserted that in case the R.T.A. chooses to invite applications, it may opt to adopt the procedure as prescribed in S. 57 of the Act. And in that event, having once chosen to employ the procedure as prescribed in S. 57 of the Act, it has no option but to carry it out to its logical end and not to deviate therefrom. Applying these principles, it was asserted that when applications were invited vide Annexure P-1 and time was fixed for the receipt of the applications, obviously the procedure adopted was that. of S. 57(2) of the Act. In such a situation, the R.T.A. could not have treated every application, whether received before or after the time fixed as validly received. Undisputably, in the instant case, the application of respondent 3 was received by the R.T.A. beyond time. In reply thereto, learned counsel for the respondent relying on Regional Transport Authority v. Gurbachan Singh, (1971) 73 Pun LR 452: (AIR 1972 Punj 5), a Full Bench decision of this Court has pointed out in the context of S. 57(3) of the Act that the law does not require any notice to be issued to any party before granting a temporary permit but this Court ruled that where the temporary need is not immediate or of a pressing urgent nature and there is time to hear the persons already providing transport facilities along or near the route or area for which the temporary permit is intended to issue, it is not only expedient but proper that a notice should be issued to such persons so as to afford them an opportunity of making representations and a hearing for the consideration thereof. He contends that at that stage the grant of a temporary permit to the 3rd respondent could be considered.

5. As is plain from the ratio of the aforesaid Full Bench decision, it has no applicability to the stage of S. 57(2) of the Act. The purpose of providing an opportunity of making a representation and a hearing when considering the grant of temporary permit is nothing but an opportunity to object to the grant of permit to a claiming party, but those representations cannot assume the form of competing applications. Keeping that in view, there was no representation by respondent No. 3 as such preferred at the stage of S. 57(3) of the Act. The application made by respondent 3 was only an attempt to claim a temporary permit by availing of the opportunity at S. 57(2) stage, though belatedly. Thus to say that under the garb of availing the opportunity of making representation at the stage of S. 57(3), the 3rd respondent could assert and contend to be granted a temporary permit, would be violative of the principles laid down by the Supreme Court in R. Obliswami Naidu v. Addl. State Transport Appellate Tribunal, Madras, AIR 1969 SC 1130. I have taken such a view in C. W. P. No. 4459 of 1978 (Janta Express Bus Service v. State Transport Appellate Tribunal) decided on 8th Dec., 1983.

6. To revert back b the main question of limitation, it may be noticed that three High Courts in M/s. Pradeep Roadways, Sangaria v. State Transport Appellate Tribunal, Rajasthan, Jaipur, AIR 1978 Raj 156, Manjeri Public Conveyance, Manjeri P. O. v. Secretary, Regional Transport Authority Malappuram, AIR 1977 Ker 64 and Damineni Sangayya v. State of Andhra Pradesh, AIR 1962 Andh Pra 462 have in the context of S. 57(2) of thc Act taken the view that when for the grant of stage carriage permit the notice conveys time for the receipt of applications for granting permit, then an application, received beyond the fixed time cannot be considered, for there is no provision to extend the time allotted. Though it is true that strict rule of limitation as visualised therein is not applicable to the case of grant of temporary permits under S. 62 of the Act, but when the authority exercises the option to follow the procedure as laid down in S. 57(2) in inviting applications time-bound, then it has no option but to stick unwaveringly that time schedule. In that situation, the R.T.A. herein was quite right in not considering the claim of respondent 3 for the grant of temporary permit and the Appellate Tribunal in granting the permit to respondent No. 3 on consideration of its application committed a jurisdictional error capable of being corrected in proceedings under Arts. 226/227 of the Constitution. Permitting it as valid would tend to be discriminatory if it is left to the R.T.A. or the Appellate Authority, as the case may be, to condone delay in a particular case and not in the other. The vice of discrimination in procedural rights have to be avoided at all costs. This in my considered view, the Tribunal fell into an error, it being apparent on the face of the record, in considering the application of the 3rd respondent by taking the view that an application for the grant of temporary permit could have been taken by the R.T.A. even at the arguments stage. That aspect did not arise in the instant case the authority having chosen in the first instance to follow a time bound procedure. Thus the order of the Tribunal deserves to be quashed and is hereby so done, by allowing the writ petition.

7. For the foregoing reasons, this petition succeeds but without any order as to costs.

8. Petition allowed.


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