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Jay and Co. and ors. Vs. the Regional Transport Authority, Madurai and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtSupreme Court of India
Decided On
Case NumberWrit Petition Nos. 1891, 2001-2003, 2039-2040, 2058 of 1973 and 16-18, 20, 21, 38-40, 53-55, 129-130
Judge
Reported inAIR1975SC505; (1975)1SCC148; 1974(6)LC773(SC)
ActsMotor Vehicles Act; Tamil Nadu Stage Carriages and Contract Carriages (Acquisition) Act, 1973 - Sections 16
AppellantJay and Co. and ors.
RespondentThe Regional Transport Authority, Madurai and ors.
Excerpt:
- section 5a :[dr.aijit pasayat & dr.mukundakam sharma,jj] exemption to s.s.i. units - exemption notification no. 175/86 ce - - disentitlement on use of brand name of other - appellants selling its products through marketing company - marketing company examining product and affixing sticker bearing their abbreviations before clearance of product from appellants unit held, finding by tribunal that affixation of stickers indicate connection in course of trade between appellants products and marketing company is a finding of fact and not liable to be interfered with. denial of benefit of exemption to appellant is proper. .....in these writ petitions claim that they are entitled to operate the services on the basis of temporary permits granted to them in pursuance to section 16 of the tamil nadu stage carriages and contract carriages (acqmsition) act (act no 12 of 1973) even though the period of these permits has expired and the act has been declared invalid by the madras high court.2. the petitioners contend that they were operating their respective services on january 14, 1973 when ordinance no. 1 of 1973 was promulgated and which was subsequently superseded with retrospective effect from january 14, 1973 by the tamil nadu act no 12 of 1973. that under sec 16 of that act, as operators running vehicles on january 14, 1973, they were eligible for temporary permits, that they obtained temporary permits in.....
Judgment:

Mathew, J.

1. The petitioners in these writ petitions claim that they are entitled to operate the services on the basis of temporary permits granted to them in pursuance to Section 16 of the Tamil Nadu Stage Carriages and Contract Carriages (Acqmsition) Act (Act No 12 of 1973) even though the period of these permits has expired and the Act has been declared invalid by the Madras High Court.

2. The petitioners contend that they were operating their respective services on January 14, 1973 when Ordinance No. 1 of 1973 was promulgated and which was subsequently superseded with retrospective effect from January 14, 1973 by the Tamil Nadu Act No 12 of 1973. that under sec 16 of that Act, as operators running vehicles on January 14, 1973, they were eligible for temporary permits, that they obtained temporary permits in pursuance thereof and, therefore, they are entitled to operate their services, notwithstanding the fact that the Act No. 12 of 1973 has been declared invalid by the High Court, as they cannot get any puoca or temporary permits from the Regional Transport Authority for running their services under the Motor Vehicles Act

3. The State of Tamil Nadu has preferred appeals against the order declaring the Ordinance and the Act as invalid and the appeals are pending in this Court.

4. None of the petitioners has challenged the validity of the orders passed by the Madras High Court in Writ Petitions filed by them against the orders of the State Transport Appellate Tribunal allowing the appeals against the orders granting the permits in their favour by the Regional Transport Authority. Therefore, these orders have become final.

5. The petitioners could, therefore, operate their services only on the basis of the temporary permits granted to them under the provisions of Section 16 of Act No 12 of 1973. Now that that Act has been held to be invalid by the High Court, there is no question of the petitioners continuing to operate the services on the basis of temporary permits whose periods have expired or on the basis of temporary permits to be obtained hereafter under Section 16 of that Act.

6. But this does not mean that the petitioners are precluded from making applications for permits before the appropriate authority under the Motor Vehicles Act and obtaining permits. Now that Act No. 12 of 1973 has been held to be invalid by the High Court, the authority considering the applications for permits will not be entitled to take into consideration any provision in that Act which inhibits the grant of permits. To put it differently, the authority will consider the application, if any filed by the petitioners, on its merits, without regard to the provisions of Act No. 12 of 1973 As to what would happen to the permits, if granted, in case the appeals of the State against the orders declaring the Ordinance No. 1 and Act No 12 of 1973 as invalid, are allowed, is a matter which does not arise for consideration now.

7. We make it clear that the petitioners will not be entitled to operate the services on the basis of the stay orders granted by this Court. We dismiss the writ petitions with costs. Hearing fee one set.


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