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Madan Mohan Prasad Vs. State of Bihar and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Case NumberWrit Petition No. 121 of 1972
Judge
Reported inAIR1973SC1133; (1973)ILLJ411bSC; (1973)4SCC166; 1973(5)LC595(SC)
ActsConstitution of India - Articles 31(2), 19(1) and 311(2); Bihar Pension Rules, 1950 - Rule 59
AppellantMadan Mohan Prasad
RespondentState of Bihar and ors.
Cases ReferredState of Nagaland v. G. Vasantha
Excerpt:
.....59 of bihar pension rules 1950 - whether temporary employee served more than 15 years eligible for pension who later became permanent - appellant appointed as temporary employee and continued in service for more than 15 years - appellant became permanent employee and eligible for pension as rule 59 provides government servant who not confirmed in any post but continuous more than 15 years will be considered as pensionable under rule - respondent contended that quality of appellant service not satisfactory to department therefore not liable for pension - appellant liable for pension as condition of rule 59.fulfilled - section 100: [dalveer bhandari & harjit singh bedi, jj] second appeal jurisdiction is limited to substantial question of law. such question has to be formulated at the time..........petitioner the chief minister, shri kedar pandy, stated :it is true that having put in 15 years of temporary service he is entitled to pension but on the other hand since his service was not satisfactory he can be removed on one month's notice. on reconsideration of the matter the government feels that he should be served show-cause notice. therefore the government is reconsidering the matter.9. in the affidavit in reply filed on behalf of the state it is stated that the petitioner remained a temporary munsif and was not absorbed at any time in a permanent cadre and his employment all along had continued on the basis of his original appointment. it is further stated that 'the petitioner's contention that he acquired a right of pension or that he was getting increments in due course, is.....
Judgment:

Sikri, C.J.

1. In this petition under Article 32 of the Constitution, the petitioner, Madan Mohan Prasad, challenges the order of the Government of Bihar, dated January 15, 1972, terminating his services. He urges that this order violates Article 311(2) of the Constitution and also violates his fundamental right under Article 19(1)(f) and 31(1) of the Constitution because the order, in effect, amounts to forfeiture of the pension earned by him.

2. The relevant facts are these. In response to an advertisement in the Bihar Cazette, dated April 28, 1954, the petitioner applied for one of the posts of Munsifs. The relevant portion of the advertisement runs as follows :

The appointment will be made for a period of one year terminable at one month's notice on either side but the candidate appointed will have prospects of being absorbed later in permanent cadre of the Bihar Civil Service (Judicial Branch).

3. By notification dated January 5, 1955, the petitioner, alongwith others, was appointed as a temporary Munsif. In para 2 of the notification it was stated as follows :

These appointments have been made against the temporary posts sanctioned in Government Order No. IGI-502/544-1197 dated 9.2.1954. The term of appointment of these temporary Munsifs can be terminated at any time by either party giving notice of one month.

4. These posts have since been made permanent and the petitioner continued to serve against a permanent post till his services were terminated.

5. The petitioner, in due course, passed all the Departmental Examinations. He also passed the examination of tribal language and received Rs. 1,000/- as reward.

6. The petitioner became eligible for pension under Rule 59 of the Bihar Pension Rules, 1950. It is stated under Rule 59 as follows :

3. The State Government after careful consideration have, therefore, been pleased to decide that, if the service of the temporary or officiating Government servant who is not confirmed in any post is continuous and is more than 15 years it will be considered as pensionable under Rule 59 of the Bihar Pension Rules.

7. Under Rule 46 'no pension may be granted to a government servant dismissed or removed, for misconduct, insolvency or inefficiency, but to Government servants no dismissed or removed compassionate allowances may be granted when they are deserving of special consideration, provided that the allowance granted to any Government servant shall not exceed two thirds of the pension which would have been admissible to him if he had retired no medical certificate.'

8. In answer to a question in the Bihar Legislative Assembly relating to the petitioner the Chief Minister, Shri Kedar Pandy, stated :

It is true that having put in 15 years of temporary service he is entitled to pension but on the other hand since his service was not satisfactory he can be removed on one month's notice. On reconsideration of the matter the Government feels that he should be served show-cause notice. Therefore the Government is reconsidering the matter.

9. In the affidavit in reply filed on behalf of the State it is stated that the petitioner remained a temporary Munsif and was not absorbed at any time in a permanent cadre and his employment all along had continued on the basis of his original appointment. It is further stated that 'the petitioner's contention that he acquired a right of pension or that he was getting increments in due course, is entirely irrelevant for the purpose of determining the character of as appointment in as much as increments are allowable also to a person holding a temporary posts, and on his own showing in certain circumstances a continuous service for 15 years might qualify the holder of a temporary post for pension.'

10. With reference to the petitioner's claim that the impugned order had resulted in penal consequences it was stated :

The High Court and the State indeed took into consideration the quality of the petitioner's service with a view to decide whether he should be retained or not and since it was decided to terminate his services in terms of his conditions of service without visiting him any penal conseqences, or casting any stigma it was not necessary to draw up any proceedings against the petitioners.

It seems to us that on the facts of this case, the order dated January 15, 1972, violates Article 31(2) of the Constitution. The petitioner had first been holding a temporary post and then a permanent post for nearly 17 years. The Chief Minister's Statement in the Assembly that his services were not satisfactory and the Government was considering serving show-cause-notice and the fact that his services were terminated without any enquiry being held would inevitably lead the public to believe that his services had been terminated on account of inefficiency or misconduct. This did cast a stigma on his character.

11. It may be mentioned that it has been contended that the petitioner would lose his pension because pension which he had earned after more than 15 years' Service could only be granted under Rule 59 if he retired and not if his services were terminated.

12. The Additional Solicitor General brought to our notice the decision of this Court in State of Nagaland v. G. Vasantha AIR 1970 SC 537. The facts in that case were quite different and the Court came to the conclusion on those facts that the termination was not by way of punishment.

13. In view of this conclusion we need not go into the question whether the petitioner should be deemed to have been confirmed because he held a permanent post for such a long period. We also need not consider whether the condition set out above in the notification dated January 5, 1955 that 'the term of appointment of these temporary Munsifs can be terminated at any time by either party giving notice of one month' had ceased to operate when the posts were made permanent.

14. In the result the petition is allowed and the order dated January 15, 1972 is quashed. The petitioner will born his cost.


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