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Shri Mohan Singh Malhi Vs. State of Punjab - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1601 of 1970
Judge
Reported inAIR1976SC1428; 1976LabIC782; (1976)3SCC21; [1976]3SCR893; 1976(8)LC426(SC)
ActsConstitution of India - Articles 226 and 227; Punjab Civil Services Rules - Rule 5.32; Central Civil Services (Temporary Services) Rules, 1949 - Rule 5
AppellantShri Mohan Singh Malhi
RespondentState of Punjab
Appellant Advocate V.C. Mahajan,; S.S. Khanduja, Advs
Respondent Advocate O.P. Sharma, Adv.
Prior historyAppeal from the Judgment and Order dated the 20-2-70 of the Punjab and Haryana High Court in L.P.A. No. 552 of 1968
Excerpt:
.....or after he attains age of 55 years by giving three months' salary and allowances in lieu of three months notice - object of giving notice is to give sufficient time to government servant whom it intended to retire from service to find employment elsewhere and to prevent his being suddenly left in lurch without any means of livelihood - no prejudice can be said to be caused to government servant if in lieu of three months' notice he is given three months' salary and allowances - held, nothing debar government from paying to retiring servant of sum equivalent to amount of his pay and allowances for period of notice. - interest act (14 of 1978) section 3: [r.v.raveendran & j.m.panchal,jj] compound interest - lease-cum-sale agreement - price payable in instalments - agreement providing..........he attains the age of 55 years by giving him three months' salary and allowance in lieu of three months notice.2. the facts giving rise to the appeal lie in a short compass and may be stated thus.3. before the partition of the country, the appellant joined the veterinary department of the punjab government as an assistant surgeon on december 1, 1933. in course of time, he was appointed as director of animal husbandary and warden of fisheries which post he held from march 16, 1957, to august 14, 1959, when shri pritam singh brar was appointed director in his place. on shri pritam singh brar's attaining the age of superannuation, the appellant was again appointed as director, animal husbandary, on regular basis on august 4, 1965. on september 2, 1967, the appellant was served with the.....
Judgment:

Jaswant Singh, J.

1. The question that arises for decision in that appeal by certificate granted by the High Court of Punjab and Haryana against its judgment and order dated February 20, 1970 in L.P.A. No. 552 of 1968 is whether under Rule 5, 32 (C) of the Punjab Civil Service Rules, Vol. II, the Government can retire an employee on or after he attains the age of 55 years by giving him three months' salary and allowance in lieu of three months notice.

2. The facts giving rise to the appeal lie in a short compass and may be stated thus.

3. Before the partition of the country, the appellant joined the veterinary Department of the Punjab Government as an Assistant Surgeon on December 1, 1933. In course of time, he was appointed as Director of Animal Husbandary and Warden of Fisheries which post he held from March 16, 1957, to August 14, 1959, when Shri Pritam Singh Brar was appointed Director in his place. On Shri Pritam Singh Brar's attaining the age of superannuation, the appellant was again appointed as Director, Animal Husbandary, on regular basis on August 4, 1965. On September 2, 1967, the appellant was served with the following order:

The Governor of Punjab is pleased to retire Shri Mohan Singh Mahli, P.V.S.I. Director, Animal Husbandary, Punjab, Chandigarh with effect from the date of communication to him of this order no payment of three months salary and allowance in lieu of notice required by Rule 5.32 (c) of the Punjab Civil Service Rules, Volume II.

2. Shri Harbhajan Singh Saini, Technical Export Poultry is hereby directed to relieve Shri Mohan Singh Mahli.

S.S. Grewal. Chandigar, Secretary to Government Punjab Dated the 2nd Sept. 67 Animal Husbandary Department.No. 3840/AH(I)-67/6213 Chandigarh dated the 2nd Sept. 1967 A Copy is forwarded to Shri Mohan Singh Manli, P.V.S.I.

4. Against this order, the appellant made several representations which did not evoke a favourable response. Eventually, he approached the High Court on March 18, 1968, by means of a petition under Articles 226 and 227 of the Constitution of India for issue of an appropriate writ quashing the aforesaid order dated September 2, 1967, and declaring that he still continued to be in service. A Single Judge of the High Court allowed the appellant's petition by judgment and order dated April 22, 1968 and quashed the aforesaid order retiring the appellant from service Aggrieved by the judgment and order of the Single Judge, the State of Punjab preferred Letters Patent Appeal. The Bench hearing the appeal referred the above mentioned question for decision to a Full Bench of the Court. On December 18, 1969, the Full Bench by majority answered the question referred to it in the affirmative. Thereupon the appellant applied for and obtained a certificate of fitness to appeal to this Court. This is how the appeal is before us

5. Appearing in support of the appeal, counsel for the appellant has vehemently contended that the aforesaid majority decision of the Full Bench, of the High Court is erroneous as there is no provision in the Punjab Civil Service Rules like the one contained in Rule 5 of the Central Civil Services (Temporary Service) Rules, 1949, authorising the State Government to give three months' salary in lieu of three month's notice.

6. For a proper decision of the question, it is necessary to refer to Rule 5.32(c) of the Punjab Civil Service Rules Vol. II which runs as under:

5.32

(c) (Vide No. 1243-5FRI-64/1143 dated 4.2.1964). A retiring pension is also granted to a Government servant other than a class IV Government servant ;

(i) Who is retired by the Appointing Authority on or after he attains the age of 55 years, by giving him not less then 3 months notice,

(ii) Who retires on or after attaining the age of 55 years by giving not less then three months notice of his intention to retire to the appointing authority. Provided that where the notice is given before the age of 55 years is attained, it shall be given effect to from a date not earlier than the date on which the age of 55 years is attained.

Note: Appointing Authority retains an absolute right to retire any Government servant except to Class IV servant on or after he has attained the age of 55 years without assigning any reason. A corresponding right is also available to such a Government servant to retire or on after he has attained the age of 55 years.

7. It will be noticed that (the Rule as reproduced above merely provides for a contingency in which a retiring pension is to be granted to a Government servant. Assuming that the rule by implication also requires three months' notice to be given to a Government servant of the description referred to therein before retiring him from service, we are unable to understand how that requirement can be said to be violated if instead of three months' notices payment of three months salary and allowances is made to him. The object of the notice, as well known, is to give sufficient time to the Government servant whom it is intended to retire from service to find employment elsewhere and of prevent his being suddenly left in lurch without any means of livelihood. If that to the object of the notice, no prejudice can be said to be caused to the Government servant if in lieu of three months' notice, he is given three months salary and allowance. In fact, he is put in a more advantageous position by being paid three months' salary and allowances instead of notice for that period as he is thereby, relieved of the obligation to spend his time in the office attending to his duty and gets all the time to himself which he can utilize in finding an alternative job or settling his affairs. Thus we are of opinion that if the appointing authority wants to exercise its right to retire a Government servant other than a Class IV Government servant who has attained the age of 55 years, there is nothing to debar it from valid by doing so by payment to him to a sum equivalent to the amount of his pay and allowances for the period of the notice.

8. For the foregoing reasons, we are unable to interfere with the majority view of the Full Bench of the High Court. In the result, the appeal fails and is dismissed but in the circumstances of the care without any order as to costs.


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