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ishwru Yatayat Co-op. Society Vs. State Transport Appellate Authority and ors. - Court Judgment

LegalCrystal Citation
SubjectTrusts and Societies
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 758 of 1971
Judge
Reported in(1975)2SCC685; [1976]1SCR407; 1975(7)LC739(SC)
ActsMotor Vehicles Act - Sections 46
Appellantishwru Yatayat Co-op. Society
RespondentState Transport Appellate Authority and ors.
Appellant Advocate M.N. Phadke,; Naunit Lal,; Lalita Kholi,;Adv
Respondent Advocate F.S. Nariman, ; P.C. Bhartari, Advs.
Cases ReferredSociety Ltd. v. State Transport Authority Misc. Petition No.
Prior historyAppeal by special leave from the Judgment and Order dated January 27, 1971 of the Madhya Pradesh High Court of Judicature at Jabalpur in M.P. No. 85 of 1968
Excerpt:
trusts and societies - permit - section 46 of motor vehicles act, 1939 - permit granted under section 46 to others for running stage carriage while rejecting appellant's application - order of rejection challenged - since no registered co-operative society was in existence on date of application for grant of permit said application was not maintainable - fact that appellant was registered as co-operative society before date on which authority considered applications is of no consequence as there was no valid application before the latter. - - two writ petitions were filed before the high court by the appellant as well as by m/s......the reason that the application for grant of permit was pot maintainable in law.2. the regional transport authority, indore, by a notification dated 23-10-1959 invited applications for the single trip permits for running stage carriage on nagda-indore and indore-nagda routes vis hingoria gautampura and depalpur. the appellant submitted an application for grant of permit on the nagda-indore route on 11-11-1959 and m/s. jawahar yatayat co-operative society submitted its application on 20-11-1959 for indore-nagda route. one smt. akhtari begum, now represented by respondent no. 3, submitted two applications, one for grant of permit on the nagda-indore route and the other for a permit on the indore-nagda route. one jaiswal transport co-operative society and a few others also applied for.....
Judgment:

K.K. Mathew, J.

1. This is an appeal, by special leave, from the judgment of the High Court of Madhya Pradesh at Jabalpur holding that the appellant was not entitled to the permit in question for the reason that the application for grant of permit was pot maintainable in law.

2. The Regional Transport Authority, Indore, by a notification dated 23-10-1959 invited applications for the single trip permits for running stage carriage on Nagda-Indore and Indore-Nagda routes vis Hingoria Gautampura and Depalpur. The appellant submitted an application for grant of permit on the Nagda-Indore route on 11-11-1959 and M/s. Jawahar Yatayat Co-operative Society submitted its application on 20-11-1959 for Indore-Nagda route. One Smt. Akhtari Begum, now represented by respondent No. 3, submitted two applications, one for grant of permit on the Nagda-Indore route and the other for a permit on the Indore-Nagda route. One Jaiswal Transport Co-operative Society and a few others also applied for permits.

3. The Regional Transport Authority by its order dated 27-2-1961 granted two permits one to the appellant and the other to M/s. Jawshar Yatayat Co-operative Society and rejected to other applications. Smt. Akhtari Begum, Jaiswal Transport Co-operative Society and two others filed separate appeals before the State Transport Appellate Authority (hereinafter called 'Appellate Authority'). The appellate Authority by its order dated 25-9-1962 maintained the order of Regional Transport Authority and dismissed the appeals.

4. Smt. Akhtari Begum and Jaiswal Transport Co-operative Society challenged the validity of the order in writ petitions before the High Court. The High Court quashed the order of the Appellate Authority and remanded the case for fresh disposal by that aushority. Thereafter the appeals filed by Smt. Akhtari Begum and Jaiswal Transport Co-operative Society were heard, and the Appellate Authority, by its Order dated 7-8-1964 again dismissed the appeals and thus maintained the order passed by the Regional Transport Authority granting permits in favour of the appellant and M/s. Jawahar Yatayat Co-operative Society.

5. Smt. Akhtari Begum and M/s. Jaiswal Transport Co-operative Society again filed separate writ petitions before the High Court challenging the order of the Appellate Authority. The High Court allowed the writ petitions and remanded the cases to the Appellate Authority for deciding both the appeals afresh. The appellate Authority, by its order dated 31-1-1968 allowed the appeal filed by Smt. Akhtari Begum and set aside the order of the Regional Transport Authority granting permits in favour of the appellant and M/s. Jawahar Yatayat Co-operative Society. Both the permits were ordered to be granted to M/s. Akhtari Begum.

6. The reasoning of the Appellate Authority was that the applications of the appellant and M/s. Jaiswal Transport Co-operative Society were invalid as they were not registered as Co-operative Societies on the date on which the applications for permits, were made to the Regional Transport Authority and so the applications were not maintainable in law. Two writ petitions were filed before the High Court by the appellant as well as by M/s. Jawahar Yatayat Co-operative Society challenging the order. The High Court agreed with the conclusion of the Appellate Authority that the applications for grant of permits filed by the writ petitioners were not maintainable and dismissed the writ petitions by a common order.

7. The only question which fails for consideration in this appeal is whether the view taken by the High Court that the application for permit was not maintainable as the appellant was not a registered Co-operative Society when the application was made, even though it was registered at the time when the applications were considered and disposed of by the Regional Transport Authority was correct.

8. It is no doubt true that in both the writ petitions filed by Smt. Akhtari Begum, no challenge was made to the grant of the permit in favour of the appellant for the reason that the application for permit was filed before the Society was registered. But the plea was entertained and considered by the Appellate Authority without any objection by the appellant. In other words, the appellant never objected to the plea being raised and considered by the Appellate Authority.

9. Not did the appellant pleaded in the writ petition before the High Court that it was not open to the Appellate Authority to entertain or consider this plea as it was not raised by Smt. Akhtari Begum before the Appellate Authority or the High Court at any previous stage of the proceeding. Even in the special Leave Petition, the appellant has not taken a ground that the plea was not available to the third respondent before the Appellate Authority Begum in the appeal filed by her before the Appellate Authority or in the writ petitions filed before the High Court. Therefore, we cannot allow the appellant to contend at this stage that the Appellate Authority and the High Court went wrong in entertaining the plea.

10. When the application for grant of permit was made, there was no registered co-operative society in existence. The appellant submitted that an application for the registration of the Society was pending when the application for grant of permit was made. But that is the matter of no moment. Since no registered co-operative society was in existence on the date of (he application for grant of permit, the application was not maintainable. The fact that the appellant was registered as a co-operative society before the date on which the Regional Transport Authority considered the applications fur permits is also of no consequence as there was no valid application before the Regional Transport Authority. When an application for permit is filed by a person, it has to be published and objections invited. The objectors, are free to file representations against the grant of permit to be applicant. Now, if an application for grant of permit is filed on behalf of a non-existence person, it is impossible for objectors to state the reasons for their objections. There was no certainty in this case that the application for registration would be granted and that the appellant would become a juristic person even when the objectors would have had to file the representations.

11. In Kali Kinkar Kundu v. Sadhan Chandra Dev : AIR1971Cal171 the High Court of Calcutta had to consider the question whether an application for grant of a permit could be filed on behalf of a company before it was incorporated. The Court held that the application was incompetent.

12. In Azad Hind Motor Transport Co-operative Society Ltd. v. State Transport Authority Misc. Petition No. 489 of 1966 decided on 17-11-1966 by the High Court of Madhya Pradesh at Jabalpur (Unreported) it was held by the High Court of Madhya Pradesh that until a co-operative society is registered, it has no juristic personality and so an application fur grant of permit made by a person purporting to be on its behalf was not maintainable.

13. We think that, in principle, it stands to reason to hold that since the appellant was not a registered co-operative society on the date of the application for grant of the permits there was no person in the eye of the law who could file a valid application under Section 46 of the Motor Vehicles Act for grant of a permit.

14. The High Court was right in its view that the application for grant of permit to the appellant was not maintainable, and in dismissing the writ petition.

15. We dismiss the appeal but in the circumstances without any order as to costs.


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