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K.K. Wahi and ors. Vs. the General Manager, N. Rly., and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 654 of 1972
Judge
Reported inAIR1975SC761; [1975(30)FLR177]; (1975)3SCC501; [1975]3SCR157; 1975(1)SLJ218(SC); 1975(7)LC154(SC)
AppellantK.K. Wahi and ors.
RespondentThe General Manager, N. Rly., and ors.
Appellant Advocate B.R.L. Iyengar,; S.K. Mehta,; K.R. Nagaraja and;
Respondent Advocate P.P. Rao and ; Girish Chandra, Advs.
Prior historyAppeal by Special Leave from the Judgment and Order dated 14th July, 1971 of the Delhi High Court in L.P.A. 44 of 1971
Excerpt:
- motor vehicles act (59 of 1988)section 173: [dr. arijit pasayat & a.k. ganguly, jj] dismissal for default - in the present case, after reorganisation of state of u.p. the appeal before high court transferred to uttaranchal high court at the time when the appeal taken up for hearing by transferee high court none appeared being unaware of such transfer - held, in such a case the appeal deserved to be heard on merit. hence, the appeal restored with a direction to high court for early disposal. .....wastage during the currency of the panel. a panel under paragraph 217 was to be current for two years from the date of approval by the competent authority or till its exhaustion, whichever was earlier. we agree with the high court that work-charged short-term vacancies are not such as can be said to arise due to normal wastage during the currency of the panel. vacancies arising due to normal wastage during the currency of a panel arc such as can generally be foreseen because they occur on account of the retirement of those at present holding the posts or for other similar cause. a short-term vacancy for a workcharged job cannot be said to arise due to normal wastage.8. the result is that the appeal fails and is dismissed, but in the circumstances without costs.
Judgment:

1. This appeal by special leave by K.K. Wahi and two others is directed against the judgment of the Delhi High Court affirming on appeal the decision of the learned single Judge whereby petition under Article 226 of the Constitution of India filed by nine petitioners, including the three appellants, to challenge an order about the cancellation of a penal by the Railway Board was only partly allowed.

2. The Senior Personnel Officer, Northern Railway notified on May 11, 1970 the names of nine writ petitioners as having been selected for the posts of computors in the grade of Rs. 335-485. Prior to that date, four of the petitioners were officiating as computers on ad hoc basis. The fifth petitioner was officiating as head draftsman and the remaining four petitioners were working as draftsmen. The post of computer was a selection post. The procedure for filling of such a post is given in paragraphs 213 to 216 of the Indian Railway Establishment Manual. Paragraph 216, which is material for our purposes, reads as under :

216. After the competent authority has accepted the recommendations of the Selection Board, the names of the candidates selected will be notified to the candidates. A Panel once approved should normally not be cancelled or amended. It' after the formation and announcement of the panel with the approval of the competent authority, it is found subsequently that there were procedural irregularities or other defects and it is considered necessary to cancel or amend such a panel, this should be done after obtaining the approval of authority next higher than the one lint approved the panel.

3. The Senior Personnel Officer notified on October 30. 3970 the cancellation of the panel relating-to the nine petitioners by the Railway Board.

4. Feeling aggrieved against the order of the Railway Board, the nine petitioners filed writ petition in the High Court praying for the issuance of a writ for quashing the order dated October 30, 1970. It was urged on behalf of the petitioners that the power to cancel the panel could be exercised under paragraph 216 reproduced above it' it was found that there were procedural irregularities or other defects. There was, it was further submitted, no procedural irregularity or other defect in the selection of the petitioners and as such the cancellation of the panel was not proper. As against that, it was stated on behalf of the railway administration that there had been orocedural irregularities and other defects in the selection of the petitioners for the panel. The cancellation of the panel was in the circumstances stated to be not improper.

5. It was not disputed before the learned single Judge that there were only four vacancies when applications for the selection of the panel were invited on May 21, 1969. In view of those four vacancies and 25 per cent for unforeseen vacancies, only five of the petitioners, it was held, could be selected for the panel. The contention on behalf of the petitioners that, in considering the number of vacancies for the selection of panel, workcharged short-term vacancies should also have been taken into account as they constituted anticipated vacancies was rejected. In the result the learned single Judge quashed the order for cancellation of the panel in so far as it related to five out of the nine petitioners. The cancellation order was, however, upheld in respect of the remaining four petitioners including the three appellants.

6. On cross appeals having been filed by the appellants and the railway administration, the Division Bench of the High Court affirmed the decision of the learned single Judge and dismissed both the appeals.

7. Before us Mr. lyengar on behalf of the appellants has submitted that apart from the vacancies which were taken into account by the High Court, there were workcharged short-term anticipated vancancies. It is submitted that these short-term anticipated vacancies too should have also been taken into account in considering the total number of vacancies for which selection was to be made for the panel. We arc unable to accede to the above submission. According to the instructions contained in letters dated November 12, 1968 and April 30, 1969 anticipated vacancies could be only those vacancies which were likely to arise due to normal wastage during the currency of the panel. A panel under paragraph 217 was to be current for two years from the date of approval by the competent authority or till its exhaustion, whichever was earlier. We agree with the High Court that work-charged short-term vacancies are not such as can be said to arise due to normal wastage during the currency of the panel. Vacancies arising due to normal wastage during the currency of a panel arc such as can generally be foreseen because they occur on account of the retirement of those at present holding the posts or for other similar cause. A short-term vacancy for a workcharged job cannot be said to arise due to normal wastage.

8. The result is that the appeal fails and is dismissed, but in the circumstances without costs.


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