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S.B. Patwardhan and anr. Vs. State of Maharashtra and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1977SC2051; 1977LabIC1367; (1977)3SCC399; [1977]3SCR775; 1977(1)SLJ457(SC)
ActsService Law; Constitution of India - Articles 14, 16, 166 and 309
AppellantS.B. Patwardhan and anr.
RespondentState of Maharashtra and ors.
Cases ReferredIn Bachan Singh v. Union of India
Excerpt:
service - promotion - articles 14, 16, 106, 166 and 309 of constitution of india and service law - appeals raised familiar question of seniority in service between competing groups being promoted one hand and direct recruits on other to post of deputy engineers - grievance of appellant is that notwithstanding length of their continuous service as deputy engineers since 1959 and 1957 respondents 2 and 3 were shown as senior to them in cadre of deputy engineers though they were appointed later in 1963 and 1959 respectively - appellant claimed that their seniority should have been fixed under rules framed by then government of bombay - according to them rules framed by maharashtra government cannot take away right which had accrued to them under rules existing at time of their promotion in.....y.v. chandrachud, j.1. this is a group of five appeals, one from maharashtra and four from gujarat. they involve substantially identical questions and since the appeal from the judgment of the bombay high court was argued as the main appeal, we will refer to the facts of that appeal and indicate at appropriate places if there is any material difference between those facts and the facts leading to the gujarat appeals. civil appeal no. 1113 of 1974 from maharashtra is by certificate granted by the high court of bombay under article 133(1)(a) & (b) of the constitution. civil appeals nos. 242 and 285-287 of 1974 from gujarat are also by certificate granted by the gujarat high court under article 133(1) of the constitution.2. special civil application no. 815 of 1972 which has given rise to.....
Judgment:

Y.V. Chandrachud, J.

1. This is a group of five appeals, one from Maharashtra and four from Gujarat. They involve substantially identical questions and since the appeal from the judgment of the Bombay High Court was argued as the main appeal, we will refer to the facts of that appeal and indicate at appropriate places if there is any material difference between those facts and the facts leading to the Gujarat appeals. Civil Appeal No. 1113 of 1974 from Maharashtra is by certificate granted by the High Court of Bombay Under Article 133(1)(a) & (b) of the Constitution. Civil Appeals Nos. 242 and 285-287 of 1974 from Gujarat are also by certificate granted by the Gujarat High Court Under Article 133(1) of the Constitution.

2. Special Civil Application No. 815 of 1972 which has given rise to Civil Appeal No. 1113 of 1974 was disposed of by a Division Bench of the Bombay High Court by its judgment dated 15th, 16th and 17th January, 1974. The four Gujarat appeals arise out of Special Civil Applications Nos. 1099 of 1969, 422 of 1970 and 1418 of 1971 which were disposed of by a Full Bench of the Gujarat High Court by its judgment dated July 14, 1973.

3. The complexity of the questions involved in these appeals has been expressed by the Bombay High Court by saying that the writ petitions be fore it involved 'ticklish and complicated questions' and by the Gujarat High Court by saying that though it had on many occasions to consider complex problems pertaining to service laws, there was 'no case comparable' to the writ petitions filed before it in the instant case. The learned Chief Justice (Bhagwati, J.) who delivered the judgment of the Full Bench observes that these questions of 'unrivalled complexity' had caused considerable anxiety to the Court in reaching a satisfactory conclusion. We share this anxiety which is further heightened by the diametrically opposite and entirely inconsistent stands taken by the State governments from time to time. Evidently, the State Governments did not know their, own mind and being unable to take up a firm and consistent stand, they defended the various writ petitions filed against them by their employees according to the mood of the passing moment. That must be deprecated.

4. The appeals raise the familiar question of seniority in service, the competing groups being promotees on the one hand and direct recruits on the other, to the posts of Deputy Engineers. The writ petitions were filed and defended by the rival groups in a representative capacity so that, our decision will bind not only the parties thereto but all others whom, under the relevant provisions of the CPC, they were permitted to represent.

5. Taking the facts of the Maharashtra case. the two appellants therein were initially recruited as Overseers in 1953 and were promoted temporarily as Deputy Engineers, in January 1959 and October, 1957 respectively. They were confirmed as Deputy Engineers after the coming into force of certain rules framed on February 19, 1970. The 1st respondent to the appeal is the State of Maharashtra. The 2nd and 3rd respondents were appointed directly on probation us Deputy Engineers. They are Engineering Graduates but so are the appellants. Respondents 2 and .3 qualified for direct appointment after passing a competitive examination in 1963 and 1959 respectively. They were confirmed two years later, in 1965 and 1961 respectively.

6. The grievance of the appellants is that notwithstanding the length of their continuous service as Deputy Engineers since 1959 and 1957, respondents 2 and 3 were shown as senior to them in the cadre of Deputy Engineers though they were appointed later in 1963 and 1959 respectively. The appellants claim that their seniority should have been fixed under the rules framed by the then Government of Bombay on November 21, 1941 as clarified by the Chief Secretary to that Government by his letter dated January 11, 1949. According to them, the rules framed by the Maharashtra Government on April 29, 1960 cannot take away the right which had accrued to them under the rules existing at the time of their promotion in 1959 and 1957. They challenge the validity of Rule 8(iii) of the 1960 rules and of Rule 33 of the 1970 rules as being violative of Articles 14 and 16 of the Constitution. They also challenge the 1970 rules on the ground that they lack approval of the Central Government, thereby violating the proviso to Section 81(6) of the Bombay State Reorganisation Act of 1960. According to the appellants, the 1960 rules were superseded by the rules dated July 29. 1963 and still the State Government continued to apply, the defunct rules of 1960. On these grounds, broadly, the appellants filed a writ petition in the Bombay High Court on behalf of them selves and all those promoted as Deputy Engineers in Class II of the Maharashtra Engineering Service.

7. Putting it as briefly as one may, the sum and substance of the stand taken by respondents 2 and 3 is that neither the 1941 rules nor the 1963 rules are applicable to employees in Maharashtra Engineering Service. The posts of Deputy Engineers, according to them and according to the State of Maharashtra, were required to be filled in by direct recruits and promotees in the ratio of 75 :25 under the 1960 rules which had superseded the earlier rules of 1939. Therefore, according to them, the question of seniority of the appellants could not possibly arise until they were confirmed, and seniority has to be fixed from the respective dates of confirmation in terms of Rule 8(iii) of the 1960 rules. The Government of Maharashtra contended that the confirmation of appellants depended necessarily on the availability of vacancies allotable to them within the quota of 25% of the total vacancies, and delay in passing orders of confirmation was inevitably caused by the fact that the number of officiating Deputy Engineers was much too large. In order to rectify the somewhat unsatisfactory position, the. State Government according to its contention, framed the 1970 rules, altering the ratio of direct recruits and promotees from 75 : 25 to 34 : 66, as a result of which several promotees were confirmed Even prior to that, according to the State Government, whenever vacancies occurred in the substantive posts which were required to be filled according to the prescribed ratio, those vacancies were duly filled in from amongst the officiating Deputy Engineers and they were given anterior dates of confirmation with effect from the dates when the vacancies had actually occurred. The respondents disputed that Rule 8(iii) of the 1960 rules and Rule 33 of 1970 rules were unconstitutional or otherwise invalid.

8. Before examining the merits of these contentions it would be necessary, for a proper understanding of the issues involved in the case, to set out briefly the history of the Engineering Service and the background in which the various rules came to be framed.

9. The Engineering Service in the then Province of Bombay consisted, prior to 1937, of (i) the Indian Engineering Service which was am All India Service, (ii) the Bombay Subordinate Service of Engineers, (iii) Supervisors, both permanent and temporary, and (iv) temporary Engineers, appointed annually. The Bombay Subordinate Service of Engineers consisted of non-gazetted Class III employees, in which 12 posts used to be filled in annually by direct recruitment on the basis of the results of the examination held for Diploma in Civil Engineering. The remaining posts used to be filled in by promotion from the rank of temporary Overseers. On March 22, 1937 the Government of Bombay in the Public Works Department passed a resolution reorganizing the Engineering Service. This resolution contemplated the creation of two new Provincial Engineering Services to be designated as Bombay Engineering Service Class I and Bombay Engineering Service Class II. The cadre strength of Class I Service was fixed initially at 36 while that of Class II Service was fixed at 80. Class I Service comprised the apex posts of Chief Engineer, Superintending Engineer and Executive Engineer, and the junior posts of Assistant Engineers. Class II Service consisted of Deputy Engineers only.

10. On September 21, 1939 the Government of Bombay passed a resolution adopting rules for regulating the methods of recruitment to the posts of Assistant Engineers and Executive Engineers in Class I Service and the posts of Deputy Engineers in Class II Service. These rules were made by the Governor of Bombay in exercise of the powers conferred by Section 241(2)(b) of the Government of India Act, 1935 and were called : 'Recruitment Rules of the Bombay . Service of .Engineers (Class A. and Class II)'. The rules appear at Item 53 in Section V of Appendix C to the Bombay Civil Services Classification and Recruitment Rules under the heading 'Bombay Service of Engineers.'

11. Rule 2 of the 1939 Rules laid down the method of recruitment to the Bombay Service of Engineers, Class I, by providing that such recruitment was to be made either (a) by nomination under the guarantee given to the College of Engineering, Poona, or (b) by promotion from the existing Bombay Service of Engineers or from the Bombay Service of Engineers Class II. Rule 3 provided that as regards the recruitment from source (a), such number of appointments as may be fixed by the Government from time to time would be made from amongst the students of the College of Engineering, Poona, who had passed the examination for the Degree of B. E. (Civil) in First Class. The candidates so recruited by nomination were to be appointed in the first instance as Assistant Engineers on probation for two years and on completion of the probationary period, the were to be confirmed as Assistant Engineers.

12. Rule 10 of the 1939 Rules prescribed the method of recruitment to the Bombay Service of Engineers Class II. It provided that recruitment of Class II service shall be made either (a) by nomination Under Rule 11 under the guarantee given to the College of Engineering, Poona, or (b) by promotion from any of the three prescribed sources. Those sources were (1) the Bombay Subordinate Engineering Service, (2) Permanent or temporary Supervisors and (3) Temporary Engineers appointed on annual sanction. Rule 11 provided that such number of appointments as, may be fixed by the Government from time to time shall be made annually from amongst the students of the College of Engineering, Poona, who have passed the examination for the Degree of B. E. (Civil). Every such candidate recruited by nomination was required by Rule 14 to serve initially as a 'candidate' : for : one year on the expiry of which period he would be appointed as a. Deputy Engineer on probation for one year. On the satisfactory completion of the, probationary period the candidate would be eligible for confirmation as .a Deputy Engineer.

13.The guarantee envisaged by Rules 2(a) and 10(a) of the 1939 rules was. given, by the Government to the students of the College of Engineering, Poona, under a resolution dated July 12, 1940. The guarantee operated in different measures until it was finally withdrawn by a resolution dated May 27, 1947. The last batch of the students who obtained the benefit of the guarantee were those that passed the examination for the Degree of B.E. (Civil) in 1949.

14. By a resolution dated November 25, 1950 the Government of Bombay appointed a Committee under the Chairmanship of Shri Gurjar to examine the question of future recruitment to Engineering Services, Classes I and II. That Committee submitted its recommendations to the Government after prolonged deliberations but since the implementation of the recommendations had to be deferred, the Government started making appointments to both classes of services by direct recruitment through the Public Service Commission. Such appointments were made from the year 1950. As stated earlier, the cadre strength of Class I and Class II Services was fixed initially at 36 and 80 permanent posts respectively. But with the launching of new development projects, the strength of both cadres had to be expanded from time to time by addition to the permanent posts. In fact, for an early and effective achievement of the target it became necessary to make appointments of several temporary Executive Engineers and Deputy Engineers. On November 1, 1956 there were 360 temporary posts of Deputy Engineers as against 200 permanent posts. By April. 29, 1960 these numbers had risen respectively to 600 and 400 One of the bones of contention between the parties is whether those temporary posts of Deputy Engineers were additions to Class. II cadre, even if temporary. or whether the temporary posts, were wholly outside, the padre of Class II Service., It is necessary to mention at this stage that appointments as officiating Deputy Engineers to such temporary posts were made by promotion from amongst the members of the Bombay Subordinate Service of Engineers as also from amongst permanent and. temporary Supervisors But no direct appointments were made by the Government to these temporary posts of officiating Deputy Engineers. The direct appointments were made only to permanent posts because such appointees were promised confirmation after two years from the date of appointment, during which period they were expected to complete their probation.

15. On April 29, 1960 the Government of Bombay in the Public Works Department passed a resolution embodying rules of recruitment to Bombay Service of Engineers Class I and Class II. These rules continued the existing division of Engineering Services into Class I and Class II and they provided that appointments to both classes of service should be made by nomination as well as by promotion. As regards appointments by nomination it was provided that they should be made through a competitive examination held by the Public Service Commission and that for both the classes of service there should be a common examination. Candidates recruited directly were to be confirm ed after two years in their respective cadres, if otherwise found fit. The resolution of 1960 was signed by the Under Secretary to the Government, 'By order and in the name of the Governor of Bombay.'

16. The rules regarding recruitment to Class I and Class II Engineering Service were set out in the Appendix to the 1960 Resolution. Rule 1 of those rules provided that appointments to both classes of services shall be made either by nomination after a competitive examination held by the Public Service Com mission or by promotion from amongst the members of the lower cadres concerned, provided however that the ratio of appointments by nomination and promotion shall, as far as practicable, be 75 : 25. By Rule 2, candidates appointed to either of the services by nomination were to be on probation for two years. They were to serve, in the first instance, as Trainees for a period not exceeding one year and thereafter they were to be placed in a probationary capacity in charge of a sub-division for a period of not less than one year. On the expiry of the afore said period of two years they were to be confirmed as Assistant Engineers in Class I or as Deputy Engineers in Class II, as the case may be, if favourably reported upon by their superiOrs. Rule 2 further provided that an Assistant Engineer would be confirmed as Executive Engineer after 9 years service unless the period was extended by the Government. Under Rule 3, candidates securing higher places in the competitive examinations were to be appointed in Class I service according to the number of vacancies declared for such recruitment in that cadre while candidates securing the next higher places were to be offered appointments to Class II Service. Rule 6 of the 1960 Rules read thus :

6. (i) The number of posts to be filled in the Bombay Service of Engineers, Class I, by promotion of officers from the Bombay Service of Engineers Class II shall be about 25 per cent of the total number of of superior posts, in the Bombay Service of Engineers, Class I cadre. This percentage should be aimed at for confirmations made after 1st November, 1956, subject of course, to Class II officers of the requisite fitness and length of service being available.

(ii) For absorption into Class I, a Class II officer must be in the permanent, Bombay Service of Engineers, Class II cadre, should have at least 15 years service to his credit in Class II in temporary and permanent capacities, and should be holding an officiating divisional rank, at the time of such absorption. On such absorption, the Class II officer shall be confirmed as an Executive Engineer.

(iii) The seniority of the Class II promotees shall be fixed below the bunch of the Assistant Engineers, any one of whom is due for confirmation as Executive Engineer during the calendar year, provided that no Class II promotee shall be placed senior to a direct recruit to Class I Assistant Engineer who has been officiating as Executive Engineer from a date earlier than the class II promotee. In the latter case, the Class II promotee though holding a post and lien as a confirmed Executive Engineer shall be shown both under Permanent Executive Engineers and also along with the directly recruited Class I Assistant Engineers, with a suitable remark under the permanent Executive Engineers list. This is also subject to further conditions as in paragraph 7 below.

In spite of the provisions contained in Rules 2 and 6, sufficient number of direct recruits to Class I service were not available, which caused the apprehension that for the next few years it may not be possible to fill 75 % of the superior posts from amongst direct recruits to Class I. In order to meet this situation, it was provided by Rule 7 that, as far as possible, promotions as officiating Executive Engineers shall be so made that the promotee under consideration from Class II has to his credit at least 6 years longer service than a promotee under consideration from Class I, subject, generally, to the condition that a Class I officer shall not hold a divisional rank at less than 4, and a Class II officer at less than 7 years service. Clause (iii) of Rule 7 emphasized that if any promotions were made from Class II to Class I service to the confirmed posts of Executive Engineers beyond the quota available to Class II service personnel there would have to be a consequent reduction in the promotion of Class II employees to Class I appointments in the following years, in order to work up the overall percentage of 75 : 25. Clause (iv) of Rule 7 provided that if any confirmation is made from the bunch of temporary Executive Engineers who had no lien on any cadre, such confirmation shall be counted against the quota of 25% which was meant for the non-direct recruits to Class I service.

17. Since the challenge to the vires of Rule 8(iii) has occupied the best part of the arguments and since High Courts of Bombay and Gujarat have differed on that question it would be necessary to set out the whole of Rule 8:

8 (i) The Sub-Divisional posts in the Department are at present manned by direct recruits to Bombay Service of Engineers. Class II cadre. Deputy Engineers confirmed from subordinate Service of Engineers, the temporary Deputy Engineers recruited by the Bombay Public Service Commission, Officiating Deputy Engineers and similar other categories. These various categories are being compiled into two lists only, viz. Bombay Service of Engineers Class II cadre of permanent Deputy Engineers and a list of officiating Deputy Engineers. The future recruitment to Bombay Service of Engineers, Class II cadre, shall be made by nomination of candidates recruited direct by competitive examination, held by the Commission and by promotion from the list of officiating Deputy Engineers. The number of such promotions shall be about one third the number of direct recruits appointed in that year.

(ii) All direct recruitment of temporary Deputy Engineers having been stopped, further officiating vacancies will be manned from the ranks of the subordinate Service of Engineers. For this purpose, a Statewide Select Seniority list will be maintained of members of the Subordinate Service of Engineers cadre, considered fit to hold sub-divisional charges. The list shall be compiled as on 30th June each year.

For inclusion in this list, a graduate shall have to his credit not less than 3, a Diploma holder not less than 8, and a non-qualified person not less than 13 years service as Overseer.

For confirmation as a Deputy Engineer, the officer would be expected to have put in not less than 3 years service as Officiating Deputy Engineer.

(iii). The probationers recruited directly to the Bombay Service of Engineers. Class II cadre in any year shall, in a bunch, be placed senior to promotees confirmed during that year.

18. The Rules of 1960 were mad? by the Government of Bombay on April 29. 1960 and within two days thereafter, that is, on May 1, 1960 the State of Bombay was bifurcated into the States of Maharashtra and Gujarat. With a view to avoiding any administrative difficulty, the Government of Gujarat passed a resolution on May 1, 1960 providing that all rules, regulations, circulars. etc prevailing in the former State of Bombay will continue to operate in the new State of Gujarat until changed or modified by that Government The Rules of 1960 were amended by the Government of Gujarat by a notification dated August 21, 1965 issued in the exercise of powers conferred by the proviso to Article 309 of the Constitution. By that notification, the Government of Gujarat introduced a new Clause, Clause 10, in the Rules of 1960 providing that candidates selected through the competitive examination and appointed, to posts in the Gujarat Service of Engineers. Class I and Class II, shall, if so required, be liable to serve in any Defence Service or post connected with the defence of India, provided that such a candidate shall not be required to serve as aforesaid after the expiry of ten years from the date of his appointment, or after attaining the age of 40 years. The terms of this Gujarat amendment are not the subject of controversy but it became necessary to refer to the amendment since it is argued that even if the Rules of 1960, being in the nature of executive instructions, did not have statutory force, those rules acquired a statutory character by being recognised and amended by the notification of August 21, 1965 which was issued under they proviso to Article 309 of the Constitution.

19. On the bifurcation of the State of Bombay, 181 permanent and 220 temporary posts of Deputy Engineers were allocated to the State of Gujarat. In practice however, 99 permanent posts of Deputy Engineers were vacant in the State of Gujarat against which confirmation had to be made by that Government. Some of the Deputy Engineers who were promoted to those posts from lower ranks were also allocated to, the State of Gujarat and several of them having completed three years qualifying service Had become eligible for confirmation Under Rule 8(ii) of the 1960. Rules But they were denied confirmation in spite of their long service, and .in. spite of the existence of clear vacancies in substantive posts of Deputy ' Engineers. Since. the quantum of pension, also depended in those, days on the. average substantive pay. 'the denial of confirmation to . the promotee Deputy. Engineers led to great dissatisfaction amongst them. Some, who had officiated in those appointments for several years,. had to retire without being confirmed. On March 28, 1961 the Government of Gujarat passed an order provisionally confirming 37 officiating Deputy Engineers with effect from. May 1, 1960. On August 7, 1968 confirmed another batch at 26 officiating Deputy Engineers with retrospective effect from May 1, 1960 and directed that the order of provisional confirmation dated March 28, 1961 shall be treated as final.

20. In so far as the Gujarat appeals are concerned there are no further rules or resolutions to be considered. But the Government of Maharashtra issued two resolutions after the bifurcation of the State of Bombay. On July 29, 1963 it passed a resolution. laying down principles of seniority and on December 19, 1970 it passed a resolution superseding the resolution passed by the Government of Bombay on April 29, 1960. Rule 33 of the 1970 rules provides:

Seniority

33. There shall be two parts of the seniority list in each cadre in Class I and Class II viz. Part A of confirmed officers and Part B of those who are not confirmed.

(a) In Part A the names shall be arranged with reference to the year of confirmation.

(b) The confirmed officer shall be treated as senior to the unconfirmed officers in the respective cadre.

(c) In Part B of the seniority list of any cadre, the names shall be arranged with reference to the date of continuous officiation except where a promotion in an officiating Capacity was, by way of purely temporary or local arrangement

In Gujarat there are no 'resolutions corresponding to those of 1963' and1970 issued by the Maharashtra. Goverment.

21. Civil Appeal No. 1113 of; 197.4' by the promotees arises out of the judgment dated January 17, 1974 of the Bombay High Court dismissing Special Civil Application No. 815 of 1972 filed by them against the State, and the direct recruits. Four Special Civil. Applications. were filed in . the Gujarat High Court which were disposed of by it by a common judgment dated July 14, 1973. S.C. As. Nos. 1099 of 1969, 422 of. 1970 and 957 of 1970 were filed by the direct recruits while S. C. A. Mo. 1480 of 1971 was filed by the promotees. The promotees failed in the Bombay High Court but succeeded in the Gujarat High Court. Both the High Courts have granted certificates of fitness for filing appeals in this Court.

22. Before us, Mr. K.K. Singhvi and Mr. R.K. Garg appeared for the promotees while Mr. M.V. Paranjpe and Mr. M. K. Ramamurti appeared for the direct recruits, Mr. M.C. Bhandare appeased for the State of Maharashtra and Mr. D.V. Patel for the State of Gujarat Mr. Patel took a non-contentious attitude, which highlights how difficult it was for the State counsel to support say particular cause in view of the shifting stand taken up by both the State Governments from time to time.

23. Several points were raised before us and a large number of decisions were cited in support thereof, but the main question for decision in these appeal is whether departmental promotees and direct recruits appointed as Deputy Engineers in the Engineering Services of the Governments of Maharashtra and Gujarat belong to the same class so that they must be treated with an even hand or whether they belong to different classes or categories and can justifiably be treated unequally. Concededly, they are being treated unequally in the matter of seniority because whereas, promotees rank for seniority from the date of their confirmation, the seniority of direct recruits is reckoned from the date of their initial appointment. The disparity is indeed so glaring that though direct recruits have to successfully complete a two years. probationary period before confirmation, even that period is not excluded while counting their seniority. A promotee ranks below the direct recruit eves if he has officiated continuously as a Deputy Engineer for years before the appointment of the direct recruit is made and even if he, the promotee, could have been confirmed in an available substantive vacancy before the appointment of the direct recruit.

24. Learned Counsel for the direct recruits have stoutly defended the preferential treatment accorded to them by contending, inter alia, that since the promotees do not belong to Class II service until they are confirmed, they have no right to rank for seniority along with the direct recruits who enter that class or cadre on the very date of their initial appointment. The fact that the Government did not confirm a particular promotee even though a substantive vacancy was available in which he could have been confirmed cannot, according to the direct recruits, make any difference to that position.

25. For facilitating a proper understanding of this problem it is necessary to take a bird's eye-view of the various rules and resolutions which were passed by the two State Governments, most of which we have already noticed. In this behalf, attention has to be called particularly to : (1) The rules framed by the Government of Bombay on September 21, 1939 Under Section 241(2)(b) of the Government of India Act, 1935.(2) The rules framed by the Government of Bombay on November 21, 1941 regarding fixation of seniority; (3) The letter dated January. 11, 1949 written by the Chief Secretary, Government of Bombay, to the Honorary Secretary, Bombay Civil Service Association; (4) The Resolution of the Government of Bombay dated April 29, 1960 containing Rules regarding recruitment to Class I and Class II Engineering Services and regarding fixation of seniority; (5) The Resolution of the Government of Maharashtra dated July 29, 1963. laying down principles of. seniority; (6) The Notification dated August 21; 1965 issued by the Government of Gujarat under the proviso to Article 309 of. the Constitution, introducing . Clause 10 in the Rules of 1960; (7) The Resolution, of the Government of Maharashtra dated December 19, 1970 superseding the Resolution of April 29, 1960 and framing new rules of seniority; and (8) The Circulars dated January 12, 1981, March 15, 1963 and October 18, 1968 issued by the Government of Maharashtra, converting a certain number of temporary posts into permanent posts from time to time.

26. It is common ground that except the Bombay Rules dated September 21, 1939 and the Gujarat Notification dated August 21, 1965 the rest of the rules are in the nature of executive instructions. The Rules of 1941, 1960, 1963, 1965 and 1970 were not framed by the State Government concerned in the exercise of constitutional or statutory power. The Rules of 1960 and 1970 were issued 'By order and in the name of the Governor,' but that does not lend support to the construction faintly suggested on behalf of the direct recruits that the two sets of rules must be deemed to have been made Under Article 309 of the Constitution. All executive action of the Govt. of a State is required by Article 166 of the Constitution to be taken in the name of the Governor. The appeals have therefore to be disposed of on the basis that except for the Bombay rules dated September 21, 1939 and the Gujarat Notification dated August 21, 1965 the remaining rules, whether of recruitment or of seniority, are in the nature of executive instructions. These instructions, unlike rules regulating recruitment and conditions of service framed under the proviso to Article 309 of the Constitution or Section 241(2)(b) of the Government of India Act, 1935, cannot have any retrospective effect.

27. The 1939 rules called 'Recruitment Rules of the Bombay Service of Engineers (Class I and Class II)' have constitutional authority but being rules made 'to regulate the methods of recruitment', they afford no assistance in finding a solution to the rival claims to seniority laid by the promotees and direct recruits. The rules neither fix a quota for recruitment from the two avenues nor do they provide, in any other manner, a guideline for fixation of seniority as between appointees recruited from different sources. Rule 10 on which the promotees rely as affording to them a guarantee in the matter of promotion is also beside the point because the crux of their grievance is not that they are denied opportunities of promotion but that they are discriminated against in the matter of seniority in comparison ith the direct recruits.

28. By its resolution dated Nov. 21, 1941 the Government of Bombay, Political and Services Department, directed that in the case of direct recruits appointed substantively on probation, the seniority should be determined with reference to the date of appointment on probation while in the case of officers promoted to 'substantive vacancies', the seniority should be determined with reference to the date of their promotion to the substantive vacancies, provided there has been no break in their service prior to their confirmation in those vacancies. This Resolution expressly governed the seniority of direct recruits and promoted officers in all provincial services except the Bombay Service of Engineers, Class I. Since Deputy Engineers do not belong to Class I Service, their seniority was governed by the Resolution. The wording of the Resolution leaves no doubt that the Government of Bombay applied two different standards for fixing inter se seniority of direct recruits and promotees appointed as Deputy Engineers. The former were entitled to reckon their seniority with effect from the date of their initial appointment on probation while the seniority of the latter had to be determined with reference to the date of their promotion to substantive vacancies, subject to the further qualification that there was no break in their service prior to their confirmation in those vacancies. Thus, for purposes of seniority, the promotees had ' to depend firstly on the availability of substantive vacancies and secondly on the arbitrary discretion of the Government to confirm or not to confirm them in those vacancies. The fact that a substantive vacancy had arisen and was available did not proprio vigore, confer any right on the promotee to be confirmed in that vacancy. The 1941 Rules contained the real germ of discrimination because the promotees had to depend upon the unguided pleasure of the Government for orders of confirmation. In the pre Constitution era such hostile treatment had to be suffered silently as a necessary incidence of government service.

29. It is curious that though the 1941 rules expressly recite that the principles contained therein should be observed in determining the seniority of direct recruits and promoted officers in the Provincial Services except the Class I Bombay Service of Engineers, Shri L.H. Aigaonkar, Deputy Secretary to the Government of Maharashtra, says in his affidavit dated July 25, 1973 that in practice the Rules of 1941 were never applied to Class II officers in the Engineer ing Service and that their seniority used to be determined by the same rules by which the seniority of Class I officers was determined. It is difficult to accept this bare statement which is not even supported by a proper verification. Shri Ajgaonkar's affidavit contains an omnibus and rolled-up clause of verification at the end, which detracts from the weight of his assertion.

30. Turning next to the letter dated January 11, 1949 written by the Chief Secretary, Government of Bombay, to the Honorary Secretary, Bom bay Civil Service Association, we find it difficult to uphold the claim of the promotees that the Rules of 1941 were modified by that letter. The letter was written in answer to the representation dated July 28, 1948 made by the Bombay Civil Service Association to the Government of Bombay regarding emergency recruitment to the Indian Administrative Service and 'other matters'. Paragraph 2 of the letter says that promotees can have no grievance in the matter of seniority since the seniority of a direct recruit to the cadre of 'Deputy Collectors' vis-a-vis a promoted officer is determined not according to the date of confirmation but according to the principles laid down in the Rules of 1941, i.e., with reference to the date of first appointment on probation in the case of direct recruits and of continuous officiation in the case of promoted officers. In the first place, this part of the letter on which the promotees rely deals expressly and exclusively with the case of Deputy Collectors which makes it difficult, without any further data, to extend the benefit of what is said therein to Deputy Engineers, working in an entirely different branch of government service. The Chief Secretary's letter is a reply to the Association's letter which the promotees did not produce. The Association had addressed its letter not to the Ministry which handled problems of Engineering Services but to the Ministry of Home and Revenue, the latter of which was concerned to consider the grievance of Deputy CollectOrs. Lastly, the opening sentence of paragraph 2 of the Chief Secretary's reply shows that he was referring to a class of service in which a quota system was then operating. Admittedly, the quota system properly so called, did not apply either under the 1939 or under the 1941 rules to Engineering Services. The Chief Secretary's reply cannot, therefore improve the promotees case. But we disapprove that instead of explaining the circumstances in which the reply was sent, the State Government should merely say through Shri Ajgaonkar's affidavit that it craves 'leave to refer' to the reply for its 'true effect'. The Government could surely have produced the letter of the Association which would have set this part of the controversy at rest.

31. That takes us to the 1960 Rules which are the meat of the matter. We have already extracted Rules 6 and 8 fully but it will be necessary to recapitulate briefly the scheme of the 1960 rules. Under these rules the ratio of appointment by nomination and promotion of both Class I and Class II Engineering Services was fixed, as far as practicable, at 75 : 25. Candidates appointed by nomination, i. e. direct recruits, were to be on probation for two years out of which, normally, one year was to be spent on training. on satisfactory completion of probation, the direct recruits were to be confirmed as Assistant Engineers in Class I or as Deputy Engineers in Class II, as the case may be. For absorption in Class I, a Class II officer had to be in the permanent Bombay Service of Engineers, Class II cadre. He was further required to have at least 15 years' service to his credit in Class II in temporary end permanent capacities. In addition to these qualifications, he had to be holding, at the time of his absorption in Class I, an officiating divisional rank. On such absorption the Class II officer was to be confirmed as an Executive Engineer. The Rules of 1960 show that the seniority of Class II promotees was to be fixed below the bunch of Assistant Engineers, any one of whom was due for confirmation as an Executive Engineer during the calendar year. But no Class II promotee could be placed above a direct recruit recruited to Class I, who was officiating as Executive Engineer from a date earlier than the Class II promotee.

32. Rule 8(i) says that the various categories which manned the Class II sub-divisional posts were being compiled into two lists : (i) one list of Bombay Service of Engineers Class If cadre of permanent Deputy Engineers and (ii) the other list of officiating Deputy Engineers. The future recruitment to Class II cadre was to be made by (a) nomination of candidates recruited directly by competitive examination and (b) promotion from the list of officiating Deputy Engineers, in the ratio of 2/3rd and l/3rd respectively. After reciting that direct recruitment of temporary Deputy Engineers was stopped, Rule 8(ii) provides that further officiating vacancies would be manned from the ranks of the Subordinate Service of Engineers. For this purpose a state wise Select Seniority List was to be maintained of members of the Subordinate Service of Engineers, considered fit to hold sub-divisional charge. For inclusion in this list graduates, diploma holders and non-qualified persons had to have to their credit service of not less than 3. 8 and 13 years respectively. For confirmation as a Deputy Engineer the officer was expected to have put in not less than three years service as officiating Deputy Engineer. Then comes the much debated CL (Hi) of Rule 8 :

(iii) The probationers recruited directly to the Bombay Service ...of Engineers, Class II cadre to any year shall, in a bunch, be placed senior to promotees confirmed during Hurt year.

It is patent that this clause is highly discriminatory against promotees and accords a preferential treatment to direct recruits. Its principal justification is said to be that persons who are promoted as officiating Deputy Engineers do not belong to Class II cadre so long as they are not confirmed as Deputy Engineers, whereas direct recruits appointed on probation as Deputy Engineers enter that class or cadre on the very date of their appointment since, on satisfactory completion of probation, confirmation is guaranteed to them. This contention needs careful examination.

33. There is no universal rule, either that a cadre cannot consist of both permanent and temporary employees or that it must consist of both. That is primarily a matter of rules and regulations governing the particular service in relation to which the question regarding the composition of a cadre arises. For example, in Bishan Sarup Gupta v. Union of India : AIR1972SC2627 the cadre of Income-tax Officers Class I, Grade II, was held by this Court to consist of both permanent and temporary posts. Similarly, in A.K. Subraman v. Union of India : (1975)ILLJ338SC while holding that the cadre of Executive Engineers in Class I Central Engineering Service consisted both of permanent and temporary posts, it was pointed out by this Court that a cadre may consist of permanent posts only or 'sometimes, as is quite common these days, also of temporary posts'. Counsel for direct recruits relied upon a decision of this Court in Ganga Ram v. Union of India : [1970]3SCR481 for showing that a cadre cannot consist of temporary posts but that decision rested on the finding, arising out of the rules contained in the Indian Railway Establishment Manual, that direct recruits and promotees constitute different classes. The question which we have to consider at this stage is not whether direct recruits and promotees appointed as Deputy Engineers in the Bombay and Gujarat Service of Engineers belong to different classes but whether officiating Deputy Engineers belong to Class II cadre at all.

34. On the state of the record in the Bombay and Gujarat appeals, such as it is, we find it difficult to hold that officiating Deputy Engineers do not belong to Class II cadre of the Bombay and Gujarat Service of Engineers. In the Maharashtra writ petition, 815 of 1972, as many as four affidavits were filed on be half of the State Government by Shri L.H. Ajgaonkar. These are dated July 25, December 17, December 21, 1973 and January 17, 1974. The question whether officiating Deputy Engineers belong to Class II 'cadre was of the essence of the dispute in the High Court and was squarely raised by the promotees. Yet, in none of the affidavits did the State Government say that they did not belong to Class II cadre. The last affidavit dated January 17, 1974 was filed after the High Court had dictated its judgment in open Court for three days, and even then the affidavit is significantly silent on the question. The only explanation of this can be that according to the State Government, officiating Deputy Engineers belong to Class II cadre. The resolution dated November 8, 1962 issued by the Government of Maharashtra, Buildings and Communications Department, shows unmistakably that even temporary posts of Deputy Engineers were treated as temporary additions to Class II cadre. An additional division with four sub-divisions was sanctioned by that resolution for construction of a section of National Highway No. 8. Temporary posts had therefore to be created for that project for a period of one year. The resolution says that 'The posts of Executive Engineers and Deputy Engineers should be treated as temporary additions to their respective cadres.'

35. In so far as the Gujarat appeals are concerned, Shri N.S Nagrani, Under Secretary to the Government of Gujarat, P. W. D., filed an affidavit dated April 28, 1970 in one of the writ petitions, 422 of 1970. He says in that affidavit that 'temporary posts are to be treated as temporary additions to the respective cadres of B. S. E. Class I and Class II', that, 'permanent posts are not created anew but come into existence by the conversion of the existing temporary posts into permanent posts' and that 'both the temporary posts and permanent posts are two categories of posts belonging to the same cadre'. To the similar effect is the affidavit dated June 22, 1970 made in another writ petition, 1099 of 1969, by Shri A.R. Bhatt, Under Secretary to the Government of Gujarat, P. W. D. He says therein that 'there are no separate categories of permanent and temporary posts of Deputy Engineers. Temporary posts of Deputy Engineers are treated as temporary additions to the G. S. E. Class II cadre.' Pleading on behalf of the Gujarat Government, Shri Bhatt stoutly resisted the claim of direct recruits that they had prior claim for consideration for promotion to the posts of Executive Engineers on the ground that they belong to the Class II cadre while the officiating Deputy Engineers do not.

36. We cannot ignore these sworn assertions made solemnly by officers of the Maharashtra and Gujarat Governments. The fact that the permanent strength of the cadre was determined on the basis of permanent posts at any given time, as for example, when the Bombay Govern ment passed resolutions on March 22, 1937 and April 13, 1945 cannot detract from the position that even temporary posts of Deputy Engineers were treated as additions, though temporary, to Class II cadre. The government officers who swore the affidavits knew of these resolutions and yet they were instructed to state, a position which they contended for more than once, that officiating Deputy Engineers belonged to Class II cadre.

37. The learned Counsel for the direct recruits laid great emphasis on the lists referred to in Clauses (i) and (ii) of Rule 8 for showing that officiating Deputy Engineers do not belong to Class II cadre of Engineering Service. This contention has to be rejected since the point is concluded by a decision of this Court in P.Y. Joshi v. State of Maharashtra : [1970]2SCR615 . It was contended in that case on behalf of direct recruits that officiating Deputy Engineers could only be considered as promoted to the grade of Deputy Engineers on confirmation and therefore the 7 years qualifying service which they had to put in before being promoted as officiating Executive Engineers must be reckoned from the date of their confirmation as Deputy Engineers. In support of this contention reliance was placed in that case on Clause (ii) of Rule 8 and it was argued that no person could be 'promoted' as a Deputy Engineer unless he was first put in the list of officiating Deputy Engineers. This argument was squarely dealt with and repelled by this Court by holding that the list referred to in Clause (ii) of Rule 8 is the same list which is referred to in the latter part of Clause (i) of that rule which speaks of 'future recruitment.' Consequently, a promoted officiating Deputy Engineer, who belonged to Class II cadre, was held entitled to be considered for promotion Under Rule 7 to the post of officiating Executive Engineer if he had put in 7 years qualifying service. The eligibility for promotion did not require that the officiating Deputy Engineer must have put in 7 years service after the date of his confirmation.

38. It must necessarily follow that 'promotion' which the latter part of Rule 8(i) relating to future recruitment speaks of means promotion as an officiating Deputy Engineer from the Select List prepared Under Clause (ii) of Rule 8 A person thus promoted from the Select List as an officiating Deputy Engineer is as full and complete a member of the Class II cadre as a person directly appointed as a Deputy Engineer. In this view of the matter, the prescription contained in the closing sentence of Rule 8(i) that 'The number of such promotions shall be about l/3rd the number of direct recruits appointed in that year' would apply to initial appointments and cannot govern the confirmation of those who have already been appointed to Class II cadre. In other words, direct recruits and promotees have to be appointed in the proportion of 75 : 25 to Class II cadre, the former as Deputy Engineers and the latter as officiating Deputy Engineers, but once that is done, the quota rule would cease to apply with the result that confirmations in the posts of Deputy Engineers are not required to be made in the proportion in which the initial appointments had to be made. Thus Rule 8(i) only requires that for every three direct recruits appointed as Deputy Engineers only one promotee can be appointed as officiating Deputy Engineer. The rule cannot be construed to mean that for every three confirmations of Deputy Engineers, not more than one promotee can be confirmed as Deputy Engineer. In A.K. Subraman : (1975)ILLJ338SC it was held by this Court, while interpreting rules relating to Central Engineering Service Class I, that though in cases where recruitment is made from different sources the quota system can be validly applied, the quota rule was to be enforced at the time of initial recruitment to the posts of officiating Executive Engineers and not at the time of their confirmation. The Court further observed that there was a well recognised distinction between promotion and confirmation and that the tests to be applied for the purposes of promotion are entirely different from those that had to be applied at the time of confirmation.

39. If officiating Deputy Engineers belong to Class II cadre as much as direct recruits do and if the quota system cannot operate upon their respective confirmation in that cadre, is there any valid basis for applying different standards to the members of the two groups for determining their seniority? Though drawn from two different sources, the direct recruits and promotees constitute in the instant case a single integrated cadre. They discharge identical functions, bear similar responsibilities and acquire an equal amount of experience in their respective assignments. And yet Clause (iii) of Rule 8 provides that probationers recruited during any year shall in a bunch be treated as senior to promotees confirmed in that year. The plain arithmetic of this formula is that a direct recruit appointed on probation, say in 1966, is to be regarded as senior to a promotee who was appointed as an officiating Deputy Engineer, say in 1956, but was confirmed in 1966 after continuous officiation till then. This formula gives to the direct recruit even the benefit of his one year's period of training and another year's period of probation for the purposes of seniority and denies to promotees the benefit of their long and valuable experience. If there was some intelligible ground for this differentiation bearing nexus with efficiency in public services, it might perhaps have been possible to sustain such a classification. It is interesting that time and again the State Governments themselves found it difficult to justify the hostile treatment accorded to the promotees. In various affidavits filed on their behalf, entirely contradictory contentions were taken, sometimes in favour of the promotees and sometimes in favour of direct recruits. Instead of adopting an intelligible differentia, Rule 8 (iii) leaves seniority to be determined on the sole touchstone of confirmation which seems to us indefensible. Confirmation is one of the inglorious uncertainties of Government service depending neither on efficiency of the incumbent nor on the availability of substantive vacancies. A glaring instance widely known in a part of our country is of a distinguished member of the judiciary who was confirmed as a District Judge years after he was confirmed as a Judge of the High Court. It is on the record of these writ petitions that officiating Deputy Engineers were not confirmed even though substantive vacancies were available in which they could have been confirmed. It shows that confirmation does not have to conform to any set rules and whether an employee should be confirmed or not depends on the sweet will and pleasure of the government.

40. There is no substance in the plea that direct recruits must be given weightage on the ground that the engineering services require the infusion of new blood since it is a highly specialised service. Were it so, the Government would not have itself reduced the proportional representation gradually so as to tilt the scales in favour of promotees. Besides, the plea that engineering service is a specialised service is made not by the Government but by direct recruits who, obviously, are interested in so contending. Nor indeed is the apprehension justified that the higher echelons of engineering services will in course of time be manned predominantly by promotees. Those recruited directly as Assistant Engineers in Class I can, under the rules, officiate as Executive Engineers after 4 years service and are eligible for confirmation as Executive Engineers after a total service of 9 years. Promotees can hardly ever match with that class in terms of seniority.

41. Learned Counsel for direct recruits relied on the decision of this Court in B.S. Gupta v. Union of India : [1975]1SCR104 where it was observed that when recruitment is made from several sources, it may be necessary in the public interest to depart from the normal rule of seniority and to provide that dates other than the dates of appointment will determine inter se seniority of officers. These observations have to be understood in the context which the Court itself clarified by saying that the problem before it was not of discrimination in the matter of promotion from an integrated service constituted from two sources but the problem was of integrating two sources in one service by adjusting inter se seniority (page 115). Besides, the rule of seniority prescribed in that case was not shown to suffer from the infirmity from which Rule 8(iii) suffers.

42. Reliance was also placed by the direct recruits on another decision of this Court in V.B Badami v. State of Mysore : (1975)IILLJ466SC in which it was held that in cases where rules prescribe a quota between direct recruits and promotees, confirmations for substantive appointments can only be made in clear vacancies occurring in the permanent strength of the cadre and that confirmed persons have to be treated as senior to those who are officiating. This decision is distinguishable because it is based on the consideration that Rule 9 of the Probation Rules of 1957 provided for confirmation of a probationer as a full member of the service in any substantive vacancy in the permanent cadre and that rule established the exclusion of temporary posts from the cadre (p. 822). Since the cadre consisted of permanent posts only, confirmation in permanent posts necessarily determined the inter se seniority of officers.

43. Rule 8(ii) in the instant case adopts the seniority cum-merit test for preparing the statewise Select List of seniority. And yet Clause (HO rejects the test of merit altogether. The vice of that Clause is that it leaves the valuable right of seniority to depend upon the mere accident of confirmation. That, Under Articles 14 and 16 of the Constitution, is impermissible and therefore we must strike down Rule 8(iii) as being unconstitutional.

44. On July 29, 1963 the Government of Maharashtra in its General Administration Department passed a resolution superseding the rules of November 21, 1941 and framing new rules for determining the inter se seniority of direct recruits and promotees. Paragraph A of the 1963 resolution provides that the seniority of direct recruits and promoted officers should be determined according to the date of appointment on probation in the case of direct recruits and according to the date of promotion to officiate continuously in the case of those appointed by promotion, irrespective of whether the appointments are made in temporary or in permanent vacancies. Paragraph B of the resolution says that a list of services in respect of which special orders for fixation of seniority are in force and to which the resolution will not apply would be issued in due course.

45. It is contended on behalf of the Maharashtra promotees that the rules of 1963 superseded the 1960 rules by necessary implication and therefore the State Government had ho power or authority to apply the criterion of seniority fixed under the 1960 rules after their repeal by the 1963 rules. This contention has not only the merit of plausibility but is apparently supported by an observation in P.Y. Joshi's case 1970 2 SCR 619. We are however satisfied that the Bombay High Court was right in rejecting the contention. The quota system was the very essence of 1960 rules and if it was desired to abrogate that system it is unlikely that the 1963 rules will not even refer to those of 1960. The rules of 1941 having been expressly superseded by the 1963 rules, it is difficult to accept that along with the 1941 rules the resolution of 1963 would not have referred to the 1960 rules also. Secondly, the resolution dated December 19, 1970 of the Government of Maharashtra expressly superseded the 1960 rules which shows that the latter were in force until 1970 and were not superseded by the 1963 rules. In fact, the resolution of 1970 refers to all previous resolutions except the resolution of 1963 which shows that the latter was not applicable to engineering services. It is true that in P.Y. Joshi's case it was observed that the 1963 rules repealed those of 1960 but that is a mere passing observation. The question in regard to such repeal did not arise for decision in that case and it appears that no argument whatsoever was addressed to the Court on this question. None of the considerations mentioned by us were placed before the Court in that case. We therefore agree with the High Court that the 1960 rules were not superseded by those of 1963. We have already indicated that in Gujarat there is no resolution corresponding to that of 1963.

46. In the Gujarat writ petitions it was argued that the 1960 rules, though originally in the nature of executive instructions, acquired a statutory force and character by reason of their amendment by the rules of 1965 which were made by the Governor of Gujarat in exercise of the power under the proviso to Article 309 of the Constitution. This argument was rightly rejected by the High Court because all that was done by the rules of 1965 was to introduce a new rule, Rule 10, in the 1960 rules. The rules of 1960 were neither reiterated nor re-enacted by the rules of 1965; and the new rule introduced into the rules of 1960 is not of such a character as to compel the inference that the rule-making' authority had applied its mind to the rules of 1960 with a view to adopting them. In Bachan Singh v. Union of India : (1972)IILLJ44SC on which the direct recruits rely, the amendment made vital changes in the main fabric of the original rules which led this Court to the conclusion that the original rules became statutory rules by incorporation. This question is not relevant in the Maharashtra appeal since there are no rules in Maharashtra corresponding to those of 1965 in Gujarat.

47. The challenge to Rule 33 of the Rules dated December 19, 1970 framed by the Government of Maharashtra is based on grounds identical with those on which the validity of Rule 8(iii) of the 1960 rules was assailed. The rules of 1970, which supersede the rules of 1960, were framed in order (i) to alter the ratio between direct recruits and . promotees which was 'causing hardship' to promotees; (ii) to correct the manifest error resulting from the fact that 'A large number of temporarily promoted officers both in Class I and Class II could not be confirmed in spite of permanent vacancies being available' : and (iii) to ensure the efficiency of the engineering services as a whole. Rule 6 provides briefly that officers who are confirmed in or who have a lien on a post will be members of the Maharashtra Service of Engineers Class I or Class II as the case may be. Those who do not have such a lien and who may be officiating in any one of the cadres of Class I or Class II will be treated as temporary members of their respective cadres. Rules 7 to 11 deal with direct appointments to the posts of Assistant Engineers Class I and Assistant Engineers Class II. By Rule 11, such appointees are to be confirmed after a training of one year and a further probation for a period of not less than one year in their respective cadres. Rules 12 to 23 deal with appointments by promotion to Class II service. Rule 12(a) as amended by the Government resolution dated January 20, 1972 provides that the cadre of Deputy Engineers will consist of (i) ail officers confirmed upto the date of commencement of the rules as Deputy Engineers, whether actually working in or only having a lien on the posts; (ii) all direct recruits who have been appointed upto the date of commencement of the rules on probation against permanent posts of Deputy Engineers; (iii) all officers who were officiating as Deputy Engineers on 30th April, 1960, provided their promotions prior to 80th April, 1960 are not deemed to be fortuitous and (iv) those who were not promoted prior to 30th April, 1960, but who have been included in the Select Lists for the period prior to 30th April 1960 of Overseers fit to be Deputy Engineers. Rule 12(c) fixes the ratio between direct recruits and promotees at 34 : 66 instead of 75 : 25 as under the 1960 rules. Rule 33 called 'Seniority', which we have extracted already, provides that there shall be two parts of the seniority list in each cadre in Class I and Class II, part A of confirmed officers and part B of those who are not confirmed. In part A the names are to be arranged with reference to the year of confirmation. Confirmed officers are to be treated as senior to the unconfirmed officers in the respective cadres. In part B the names are to be arranged with reference to the date of continuous officiation except where promotion in an officiating capacity is by way of a purely temporary or local arrangement.

48. Rule 33, in so far as it makes seniority dependent upon the fortuitous circumstance of confirmation, is open to the same objection as Rule 8(iii) of the 1960 rules and must be struck down for identical reasons.

49. The circulars dated January 12, 1961. March 15, 1963 and October 18. 1969 which the promotees want to be enforced are issued by the Finance Department and being in the nature of inter-departmental communications, they cannot confer any right on the promotees. The Bombay High Court was therefore right in not accepting this part of the promotees case.

50. We also agree with the view taken by the High Courts of Bombay and Gujarat, for the reasons mentioned by them, that the rules under consideration do not in any manner violate the provisions of the Bombay Reorganisation Act, 11 of l960. The proviso to Section 81(6) of that Act says that the conditions of service applicable to any person allotted to the State of Maharashtra or Gujarat shall not be varied to his disadvantage except with the previous approval of the Central Government. Neither the rules of 1960 and much less the rules of 1970 alter the conditions of service of Deputy Engineers to their disadvantage within the meaning of the proviso.

51. We are not unmindful of the administrative difficulties in evolving a code of seniority which will satisfy all conflicting claims. But care ought to be taken to avoid a clear transgression of the equality clauses of the Constitution. The rules framed by the State Governments were constitutionally so vulnerable that the administration was compelled to adopt inconsistent postures from time to time leaving the employees no option save to resort to courts for vindication of their rights. In this process, courts, high and low, had to discharge functions which are best left to the expertise of the appropriate departments of the Government. Having struck down certain rules, we do not want to take upon ourselves the task of framing rules of seniority. That is not the function of this Court and frankly it lacks the expertise and the data to do so. We however hope that the Government will bear in mind the basic principle that if a cadre consists of both permanent and temporary employees, the accident of confirmation cannot be an intelligible criterion for determining seniority as between direct recruits and promotees All other factors being equal continuous officiation in a non-fortuitous vacancy ought to receive due recognition in determining rules of seniority as between persons recruited from different sources, so long as they belong to the same cadre, discharge similar functions and bear similar responsibilities. Saying anything beyond this will be trespassing on field which does not belong to the courts.

52. We would like to clarify that the list of seniority, for the period till November 1, 1956, prepared by the Maharashtra Government by its resolution dated April 10, 1970 has been approved by the Government of India. That list would therefore govern the seniority of direct recruits and promotees as on November 1, 1956. Secondly, it seems to us difficult to uphold the direction given by the Gujarat High Court that interim promotions made during the pendency of writ petitions should not be disturbed until the expiration of one month from the date of the seniority as finally fixed by the Govern ment and intimated to the concern ed parties. Interim promotions which do not comply with the constitutional requirements and which under the judgment of the Gujarat High Court are bad cannot be permitted to stand. We accordingly set aside that direction.

53. These then are our reasons in support of the order which we pass ed on January 31, 1977. That order reads thus:

Civil Appeal No. 1113 of 1974 is filed by the promotees and it arises out of Special Civil Application No. 815 of 1972 filed by them in the Bombay High Court. We set aside the judgment of the High Court and allow the appeal.

Civil Appeal No. 286 of 1974 is filed by direct recruits and it arises out of Special Civil Application No. 1099 of 1969 filed by them in the High Court of Gujarat. We confirm the judgment of the High Court and dismiss the appeal.

Civil Appeal No. 287 of 1974 is filed by direct recruits and it arises out of Special Civil Application No. 422 of 1970 filed by them in the High Court of Gujarat. We confirm the judgment of the High Court and dismiss the appeal.

Civil Appeal No. 242 of 1974 and Civil Appeal No. 285 of 1974 are cross appeals. Both of these appeals arise out of Special Civil Application No. 1418 of 1971 which was filed by the promotees in the High Court of Gujarat Civil Appeal No. 242 of 1974 is filed by the promotees in this Court challenging the decision of the Gujarat High Court to the extent to which they failed. Civil Appeal No. 285 of 1974 is filed by the direct recruits challenging the aforesaid decision to the extent to which the High Court allowed the reliefs claimed by the promotees. We allow Civil Appeal No. 242 of 1974 partly and dismiss Civil Appeal No. 285 of 1974.

The reasons in support of the conclusions to which we have come in These appeals will be given later. The Extent to which the appeals are allowed or dismissed will become clear from those reasons. There will be no order as to costs in any of the appeals.


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