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Dr. Umrao Mal Mathur Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectService
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Writ Petition No. 510 of 1971
Judge
Reported in1975(8)WLN383
AppellantDr. Umrao Mal Mathur
RespondentThe State of Rajasthan
DispositionPetition allowed
Cases ReferredParshotam Lal Dhingra v. Union of India
Excerpt:
rajasthan service rules - rule 23a--petitioner re-employed for a fixed term--held, rule 23a does not apply.;(b) rajasthan service rules - rule 23a--notice--duration of notice is one month and is effective only when it is served.;(c) rajasthan rervice rules - rule 23a(1)--notice issued on 6-10-71--terminat we from 10-9-71 and dues not paid simultaneously--held, termination is invalid.;the services of a temporary government servant may be terminated forthwith, subject to the condition that a sum equivalent to the amount of his emoluments for the period of notice is paid to him along with the order of such termination. the order of october 6, 1971, by which the petitioner's service are alleged to have been terminated under rule 3-a of the rules, neither gave the petitioner one month's notice..........for a fixed term accordance with the audit instructions inserted below rule 58 of the rajasthan service rules. the learned additional government advocate relies upon the latter order dated october 6, 1971 and urges that the state government could terminate the services of the petitioner by giving him one month's notice or one month's emoluments in lieu of notice, in accordance with the provisions of rule 23 a of the rajasthan. service rules.4. i have considered the rival contentions. in the first place, rule 23-a of the rajasthan service rules (hereinafter called 'the rules') has no application to the present case, inasmuch as it does not apply to the termination of the service of those temporary govt. servants who have been appointed for a fixed term. in the case of such employees,.....
Judgment:
ORDER

In supersession to this department order of even No. dated 10.9.71, the re-employment of Dr. Umrao Mal Mathur as Professor of Skin & V.D. at Medical College, Jodhpur is hereby terminated w.e.f. 10.9.71. He shall be paid one month's pay in lieu of one month notice.

By Order

Sd/-

(Gopesh Bhatt)

Dy. Secretary to Government.

2. The earned Counsel for the petitioner submits that after having retired from service he was re-employed for a fixed term of one year by the orders of the State Government dated July 8, 1971 with effect from March 1,1971 and, therefore he had a right of hold the post of Professor of Skin and Veneral Diseases upto February 29, 1371 and that the order of termination of his services with effect from September 10,1971 amounted to his removal from service by way or punishment and was in contravention of the provisions of Article 311 of the Constitution.

3. The reply of the learned Additional Government Advocate is that the petitioner was re-employed by the order dated July 8, 1971 and that the services of such s person must be regarded as temporary and not for a fixed term accordance with the audit instructions inserted below Rule 58 of the Rajasthan Service Rules. The Learned Additional Government Advocate relies upon the latter order dated October 6, 1971 and urges that the State Government could terminate the services of the petitioner by giving him one month's notice or one month's emoluments in lieu of notice, in accordance with the provisions of Rule 23 A of the Rajasthan. Service Rules.

4. I have considered the rival contentions. In the first place, Rule 23-A of the Rajasthan Service Rules (hereinafter called 'the Rules') has no application to the present case, inasmuch as it does not apply to the termination of the service of those temporary Govt. servants who have been appointed for a fixed term. In the case of such employees, their services automatically send terminated on the expiry of the fixed term for which they are appointed and there is no necessity of giving them any notice under Rule 23-A. In the second place, the notice contemplated by Rule 23-A would become effective only when it is served on the Government servant concerned and it would ordinarily be of a duration of one month, unless otherwise agreed to by the Government and the employee concerned. Thirdly, even under the provisions of Rule 23-A(1), the services of a temporary Government servant may be terminated forthwith, subject to the condition that a sum equivalent to the amount of his emoluments for the period of notice is paid to him along with order of such termination. The order of October 6, 1971, by which the petitioner's services are alleged to have been terminated under Rule 23-A of the Rules, neither gave the petitioner one month's notice from the date of service of the aforesaid notice, nor one month's pay in lieu of the notice was paid to the petitioner along with the aforesaid order dated October 6, 1971. Moreover, the said order stated that the petitioner's re-employment stood terminated with effect from September 10, 1971. It is difficult to understand as to how by a notice issued on October 6, 1971 under the provisions of Rule 23-A of the Rules, the petitioner could stand terminated retrospectively with effect from September 10, 1971, Thus, the order dated October 6. 1971 was both insufficient, and invalid even the under provisions of Rule 23-A, to terminate the re-employment of the petitioner. Moreover the Audit instructions relied upon by the respondents are not at all relevant.

5. As I have already observed above, the provisions of Rule 23-A cannot be made applicable to the services of a temporary Government servant, who was appointed on a fixed term According to the contract the petitioner was to continue service in until the expiry of the period of one year beginning from March 1, 1971. In this connection, I may refer to the observations of S.R. Das the then Chief Justice of the Supreme Court, in Parshotam Lal Dhingra v. Union of India : (1958)ILLJ544SC .

Again where a parson is appointed to a temporary post for a fixed term of say five years his service cannot, in the absence of a contract of a service rule permitting its pre-mature termination be terminated before the expiry of that period unless he has been guilty of Semmes conduct, negligence inefficiency or other disqualifications and appropriate proceeding are taken under the rules read with Article 311(2), The premature termination of the service of a servant so appointed will prima facie be a dismissal or removal from service by way of punishment and so within the purview of Article 311(2).

6. In the present case, the petitioner was re-employed by the order dated July 6, 1971 specifically for a fixed term of one year with effect from March 1, 1971 and the premature Germination of his service, before the expiry of the aforesaid term of one year, would prima facie amount to his dismiss or removal from service, although neither any misconduct, negligence, inefficiency or other disqualification has been alleged, nor any disciplinary proceedings under the Rajasthan Civil Service (Classification, Control & Appeal) Rules 1958, have been taken against the petitioner. The post to which the petitioner was appointed, namely that of Professor of Skin and Venereal Diseases Service is included in the Rajasthan Medical (Collegiate Branch) Service Appointments to the posts in the aforesaid Service are governed by the Rajasthan Medical Service (Collegiate Branch) Rules, 1962 (hereinafter referred to as 'the Service Rules') Rule; 25 of the Service Rules, which provides for appointments to senior and selection post, including that of a Professor, authorises the State Government to make appointment by re-employment of a retired member of the Service subject to the condition that such re-employment shall no; exceed a period of the two years without the concurrence of Public Service Commission. Rule 30 of the Se vice Rules, witch provides for temporary or officiating appointments, also authorizes the State Government to make temp any appointments for a period of one year. Thus, there is no provision in the Service Rules, which permitted a premature termination of the employment of the petitioner b fore the expiry of the aforesaid fixed term of one year. In this view of the matter, the petitioner had a tight to held the post of Professor, on the basis of the anointment order relating to his re-employment upto February 29, 1972, In Dhingra's case : (1958)ILLJ544SC , it has been fanner observed by their Lordships of the Supreme Court:

Shortly put, the principle is that when a servant has right to a post or to a rank either under the terms of the contract of employ merit, expresser implied, or under the rules governing the conditions of his service, the termination of the service of such a servant or his reduction to a lower post is by test and prima facie a punishment, for it operates as a forfeiture of his tight to hold that post or that rack to get the emoluments and other benefits attached thereto.

In view of aforesaid discussion, the premature termination of the petitioner's services was entirely illegal and unjustified as he was entitled to continue in service upto February 29, 1972. The order passed by the State Government dated October 6, 1971 terminating the service of the petitioner with effect from September 10,1971 is, therefore, invalid and is hereby quested, The earlier order dated September 10, 1971 has already been withdrawn by the State Government. However, the petitioner could not have continued in service beyond February 29,1972, but he is entitled to get all emolument and other benefits attached to his re-employment on the post of Professor of Skin and Venereal Diseases unto the aforesaid date.

7. The writ petition is consequently allowed as indicated above. In the circumstances of the case, the parties are left to bear their own costs.


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