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M. Bhaskara Menon Vs. the State of Kerala - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles;Constitution
CourtKerala High Court
Decided On
Case NumberO.P. Nos. 1325 and 1927 of 1964
Judge
Reported inAIR1966Ker201
ActsKerala Motor Vehilces Rules, 1961 - Rule 251; Motor Vehicles Act, 1939 - Sections 68(2)
AppellantM. Bhaskara Menon
RespondentThe State of Kerala
Appellant Advocate K.C. Sankaran and; K. Prabhakaran in O.P. No. 1927 of 1964 and;
Respondent AdvocateGovernment Pleader
DispositionPetition allowed
Excerpt:
.....than one-half of what they could otherwise charge, simply because the passenger was a student of a recognised educational institution proceeding in the classes or returning therefrom 7. we are conscious of the fact that at our decision in this case is of considerable importance to the, educational activities in the state but we have also to remember that judicial control operating through the doctrine of ultra vires is of the bighest constitutional importance, an importance which can be well st whether the government has exceeded its statutory man date is a question of ultra or intra vires in so far as the mandate has been exceeded, there lurk the elements of a transition to arbitrary government and therein of grave constitutional and public danger the increasing crush of legislative..........form of monthly season tickets at hall' the daily fares. explanation : for the purpose of this rule recognised educational institution includes (1) industrial training centres in the public and private sectors recognised in government. ('2) colleges. high schools, primary schools and special schools and training schools under the control of the education department; (3) other recognised institutions under the control of the education department ; (4) colleges under mic control of the university, and (5) technical institutions recognised by the director of technical education ' 2. under section 43(1)(d)(i) of themotor vehicles act. 1989. the state government is empowered, by notification in the official gazette to issue directions to the state transport authority regarding the.....
Judgment:

1. This petition challenges the validity of Rule 251 of the Kerala Motor Vehicles Rules, 1961. Counsel for the petitionerwhile making his submissions; however, confined the attack to a portion of the rule. That portion reads as follows :

' In relation to the number of persons that may be carried in a public service vehicle and the faros chargeable for carrying them in the vehicle

(c) a student of any recognised educational institution travelling in stage carriages for the purpose of attending class shall be reckoned as one-half;

Provided that such students shall be entitled to the concession only for travels to and fro for attending classes and only if they show an identify card issued by the head of the institution in the following form (form omitted)

Provided further Dial Die concession shall be given in the form of monthly season tickets at hall' the daily fares.

Explanation : For the purpose of this rule recognised educational institution includes

(1) Industrial training centres in the public and private sectors recognised in Government.

('2) Colleges. High Schools, Primary Schools and Special Schools and Training Schools under the control of the Education Department;

(3) other recognised institutions under the control of the Education Department ;

(4) Colleges under MIC control of the University, and

(5) Technical institutions recognised by the Director of Technical Education '

2. Under section 43(1)(d)(i) of theMotor vehicles Act. 1989. the State Government is empowered, by notification in the official Gazette to issue directions to the State Transport Authority regarding the fixing of fares and freights for stage carriages, contract carriages and public carriers The current directions issued in pursuance of that power we are assured, are embodied in S R O No 565/63 dated, 13th June 1963 and published in the Kerala Gazette dated 18th June 1963 The directions are silent as regards the concession embodied in rule 251

3. What the impugned portion of rule 251 does is to provide that the operators of stage carriages shall he entitled to collect from a student of any recognised educational institution travelling in stage carriages for the purpose of attending the classes or returning therefrom only one-half ol the tare otherwise payable under the directions dated. 13th June 1968 The only section of the Motor Vehicles Act 1939, on which the learned Government Pleader relied For the power to frame the portion of rule 251 impugned before us was section 68(2)(za) of the Act

4. Section 68 deals with the power to make rules for the purposes of chapter IV of the Act That chapter deals with the control, of transport vehicles The relevant portion of section 68 reads as follows

(1) 'A State Government may make rules for the purpose of carrying into effect the provisions of this chapter.

(2) Without prejudice to the generality of the foregoing power, rules under this section may be made with respect to all or any of the following matters, namely -

(za) any other matter which is to he or may be prescribed '

5. There was no emphasis on Sub-section (1) of section 68 by the learned Government Pleader, even though that sub-section also was mentioned in the affidavit filed on behalf of Die State as a support for the rule. Only Sub-section (2) was invoked by him, and, as already stated, the fate of the rule, according to him, depended solely on the scope and ambit of Clause (za) of Sub-section (2).

6. We must say that we are unable to see how the power to make rules in respect of any other matter which is to he or may be prescribed ' will authorise the making of that portion of rule 251 which is impugned before us. 'Anv other matter which is to be prescribed ' must mean any other matter which has to be prescribed under the Act, and 'any other matter which may be prescribed' must mean any other matter regarding which there is a discretion to prescribe or not to prescribe under the Act The learned Government Pleader was unable to draw our attention to any provision of the Act which either directed or permitted the prescription of a rule which compelled the stage carriage operators from charging not more than one-half of what they could otherwise charge, simply because the passenger was a student of a recognised educational institution proceeding in the classes or returning therefrom

7. We are conscious of the fact that at our decision in this case is of considerable importance to the, educational activities in the State But we have also to remember that judicial control operating through the doctrine of ultra vires is of the bighest constitutional importance, an importance which can be well staled in the words of Lord Shaw in R v. Halliday Ex parte Zadig 1917 AC 260 :

' The author of the power is Parliament the wielder of it is the Government. Whether the Government has exceeded its statutory man date is a question of ultra or intra vires In so far as the mandate has been exceeded, there lurk the elements of a transition to arbitrary government and therein of grave constitutional and public danger The increasing crush of legislative efforts and the convenience to the Executive of a refuge to the device of Orders inCouncil would increase that danger tenfold were the judiciary to approach any such action of the Government in a spirit of compliance rather than of independent scrutiny '

8. We are quite satisfied that the impugned portion of Rule 251 cannot be sustainedon the basis of the power embodied in Section 68(2)(za) of the Motor Vehicles Act,1939-- the only provision invoked before us--and that the said portion of rule 251 should bestruck down as ultra vires of that power.We do so; but without any order as to costs.


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