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Southern Fisheries Corpn. Vs. the Corpn. of the City of CochIn and ors. - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtKerala High Court
Decided On
Case NumberWrit Appeal No. 76 of 1973
Judge
Reported inAIR1978Ker10
AppellantSouthern Fisheries Corpn.
RespondentThe Corpn. of the City of CochIn and ors.
Appellant Advocate V. Rama Shenoi and; R. Raya Shenoi, Advs.
Respondent Advocate Govt. Pleader,; S. Narayanan Poti and; N.R. Varkey,
DispositionAppeal allowed
Cases ReferredGolak Nath v. State of Punjab
Excerpt:
- - the petitioners before me are persons, who being well aware of the said fact, applied for supply of water for industrial purpose at the prevailing rates, and made use of the same on that basis......judgment has been filed by the corporation. 2. the only grievance of the petitioneris against the learned judge having confined the relief granted to the petitioner from the date of pronouncing judgment on the theory of what the learned judge described as 'prospective overruling', this is what the learned judge stated; '9. i think that this is an eminently proper case for applying the doctrine of prospective over-ruling recognised and applied by the supreme court in golak nath v. state of punjab (air 1967 sc 1643). different rates of water charges were in force in ernakulam and mattancherry municipalities. after the corporation of cochin was formed on 1-11-1967, these different rates were continued to be levied in the ernakulam area and the mattancherry area of the corporation without.....
Judgment:

Gopalan Nambiyar, Ag. C.J.

1. The appeal is directed against the judgment in O.P. No. 337 of 1970. The question in the writ petition was regarding the constitutionality of differential rates of levy of water-tax in the Mattancherry and the Ernakulam areas both of which are comprised in the limits of the Corporation of Cochin, which was formed on and from 1-11-1967. In the Mattancherry area of the Corporation, water-charges are levied at the rate of Rs. 8/- per 1000 gallons for non-domestic use; and in the Ernakulam area, at the rate of Rs. 3/-per 1000 gallons for non-domestic use. We need not enter into the further details of the levy as the learned. Single Judge has held the levy to be unconstitutional as discriminatory and no appeal against the said judgment has been filed by the Corporation.

2. The only grievance of the petitioneris against the learned Judge having confined the relief granted to the petitioner from the date of pronouncing judgment on the theory of what the learned Judge described as 'prospective overruling', This is what the learned Judge stated;

'9. I think that this is an eminently proper case for applying the doctrine of prospective over-ruling recognised and applied by the Supreme Court in Golak Nath v. State of Punjab (AIR 1967 SC 1643). Different rates of water charges were in force in Ernakulam and Mattancherry Municipalities. After the Corporation of Cochin was formed on 1-11-1967, these different rates were continued to be levied in the Ernakulam area and the Mattancherry area of the Corporation without any objection from any person. The petitioners before me are persons, who being well aware of the said fact, applied for supply of water for industrial purpose at the prevailing rates, and made use of the same on that basis. There is no equity on their part in questioning the past. Striking down the relevant order or bye-law which fixed the rates of charges for supply of water In the Mattancherry area with retrospective effect would have very drastic effect on the finance of the Corporation, and may create serious difficulties. The counter affidavit filed on behalf of the Corporation states among other things, that 'after the commencement of the Corporation,bye-laws have been framed by the Corporation uniforming the rates and these have been forwarded to the Government for its approval'. It further states that approval has not been granted by the Government so far, and hence the old rates are being continued. This is a tacit admission that the existing differential rates cannot be justified. The delay in taking the necessary steps cannot justify the continuance of a discriminatory levy.

10. For the reasons stated above, I quash the order or bye-law under which the Corporation is charging a higher rate for the supply of water for non-domestic purpose within the Mattancherry area than the rate charged within the Ernakulam area with prospective effect, and also prohibit respondents 1 to 3 from collecting from the petitioners in the future a higher rate of charge than the rate fixed for the Ernakulam area. The above writ petitions are allowed to this limited extent, and dismissed in other respects. In the circumstances of the case the parties will bear their own costs.'

With respect, we are unable to subscribe to the reasoning or conclusion of the learned Judge confining the relief granted to the petitioner only from the date of judgment and not from the date of the filing of the petition. Indeed, this part of the judgment of the learned Judge was not supported by Counsel appearing for the Corporatian. We are also of the opinion that neither on principle nor on authority can the conclusion be rested on the theory of 'prospective overruling' referred to in the decision of the Supreme Court in Golak Nath v. State of Punjab (AIR 1967 SC 1643). The said decision has been overruled in Kesavananda Bharathy's case (AIR 1923 SC 1461). The doctrine of prospective overruling is as yet in the melting crucible; and after the pronouncement in Kesavananda Bharathy's case, noted supra, we see no justification for applying the theory. We should ordinarily grant the petitioner a fall and complete refund of all the water charges collected at the discriminatory rate of levy. But the petitioner's Counsel stated that he would confine bis claim for refund for the period from the date of filing the writ petition.

We allow this appeal, set aside the judgment of the learned Judge, and, in view of what the appellant's Counsel stated, direct that the appellant be granted refund of water charges collected from the date of filing the petition i.e.1-4-1972. In the light of this declaration there is no need for any mandamus not to collect at a rate exceeding Rs. 3/- per 1000 gallons as we expect the Corporation to act in conformity with this judgment, and in accordance with law. No costs.


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