Skip to content


National Insurance Company Ltd Vs. Smt. Kuldeep Kaur - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantNational Insurance Company Ltd
RespondentSmt. Kuldeep Kaur
Excerpt:
.....  one   of   the   parties   to   the   dispute is denying the adjudication of the dispute, permanent   lok adalat shall not decide the dispute on merits.  permanent  lok adalat shall also make  the parties aware  that it is not   bound by the  provisions of the  code  of civil procedure and   likewise,   it   is   also   not   bound   by   the   provisions   of   indian   evidence act. permanent lok adalat will also make the parties   aware   before   exercising   powers   under   sub­section   (8)   of   section 22­c of the act, 1987, that the award, passed by the   permanent lok adalat, will be a final one and no appeal shall   lie   and   despite   this   awareness,   if  .....
Judgment:

IN THE HIGH COURT OF JHARKHAND AT RANCHI                              W. P. (C) No.  2670 of 2008 ­­­ National Insurance Company Ltd. ..... Petitioner  vs.­ Smt. Kuldeep Kaur ......Respondent ­­­­                 CORAM: HON’BLE MR. JUSTICE APARESH KUMAR SINGH ­­­­ For the Petitioner    : Mr. D. C. Ghose, Adv. For the Respondents : Mr. S. K. Dubey, Adv.  ­­­­­­              6/22.9.2016 Heard learned counsel for the parties.  The   Permanent   Lok   Adalat,   Jamshedpur   by   the   impugned   order  dated 24th January, 2008 (Annexure­6) passed in P.L.A Case no. 313/07 has  awarded compensation to the tune of Rs. 35,000/­ with interest in a case of  Motor Vehicle Accident on the claim petition of the applicant/respondent  herein.  The  applicant  made  insurance  claim  for  certain damages  said   to  have been caused to the vehicle bearing Registration no. JH­05N­2947.  On  notice, the opposite party­Insurance Company/petitioner herein filed its  written   statement   objecting   to   the   claim   petition   on   merits   as   the  applicant had failed to furnish the driving license of the driver, who was  driving   the   vehicle   at   the   relevant   time   of   accident   as   per   requisite  condition   of   the   Insurance   Policy.   For   failure   to   fulfill   the   aforesaid  condition, the Insurance Company had repudiated the claim.  From perusal of the materials on record including the impugned  order,   it   is   apparent   that   Permanent   Lok   Adalat   did   make   effort   for  conciliation of the matter, to which the Insurance Company objected on  the grounds that the essential conditions of the policy document were not  complied   by   the   applicant.     However,   Permanent   Lok   Adalat   thereafter  straightaway proceeded to decide the claim on merits under Section 2(C) (8)   of   Legal   Services   Authority   Act,   1987.   The   Permanent   Lok   Adalat  therefore failed to follow the procedure mandated under Section 22 (C) (4)  to (7) as interpreted by a Coordinate Bench of this Court in the case of  State Bank of India, Dhanbad Vs. State of Jharkhand and another  2. reported in  (2009) 3 JCR 374 (Jhr)  and also followed in subsequent  judgment. The relevant extract of the said judgment is quoted hereunder: ­           “(vii) Now   the   question   arises   how   a   Permanent   Lok   Adalat   can   switch over to sub­section (8) of Section 22­C of the Act, 1987,   for playing its adjudicatory role. It appears from sub­section   (8)   of   Section   22­C   of   the   Act,   1987,   that   Permanent   Lok   Adalat can decide the dispute if the dispute is not relating to   any   offence   and   if   no   settlement   has   been   arrived   at,   after   following the procedure under sub­section (7) of Section 22­C   of the Act, 1987. As per Section 22­D of the Act, 1987, neither   the   provisions   of   the   Code   of   Civil   Procedure,   1908   are   applicable, nor the provisions of Indian Evidence Act, 1872 are   applicable. Likewise, the order passed by the Permanent Lok   Adalat,   as   per   Section   22­E   of   the   Act,   1987,   is   not   an   appellable   order   and,   therefore,   the   Permanent   Lok   Adalat   must make the parties aware of the aforesaid aspect and, even  if, they are giving consent for playing an adjudicatory role by   the   Permanent   Lok   Adalat,   then   only   the   Permanent   Lok  Adalat   can   decide   the   dispute   on   merits.   Thus,   under   sub­ section (7) of  Section 22­C  of the  Act, 1987 Permanent Lok   Adalat must offer the terms of settlement on its own. If the   settlement is not arrived at, then the Permanent Lok Adalat   should inform the parties that whether they wish that dispute   may   be   decided   on   merits   by   Permanent   Lok   Adalat.   This   option ought to have been given and there must be a positive   answer   from   both   the   parties.   If   one   of   the   parties   to   the   dispute is denying the adjudication of the dispute, Permanent   Lok Adalat shall not decide the dispute on merits.  Permanent  Lok Adalat shall also make  the parties aware  that it is not   bound by the  provisions of the  Code  of Civil Procedure and   likewise,   it   is   also   not   bound   by   the   provisions   of   Indian   Evidence Act. Permanent Lok Adalat will also make the parties   aware   before   exercising   powers   under   sub­section   (8)   of   Section 22­C of the Act, 1987, that the award, passed by the   Permanent Lok Adalat, will be a final one and no appeal shall   lie   and   despite   this   awareness,   if   both   the   parties   to   the  dispute   are   giving   consent   that   Permanent   Lok   Adalat   can   decide the dispute on merits, then only Permanent Lok Adalat   shall decide the dispute on merits, otherwise the matter will   again go to the normal course or the parties will be free to   take  recourse  under the  law.  This  Safeguard   is necessary  to   make the parties award, because several parties to the dispute   may not be agreeable for their matters to be decided by the  Permanent Lok Adalat, where neither the provisions of Code of   Civil Procedure  nor the  provisions of Indian Evidence Act is  applicable.  Even   no  appeal   is  provided  under  the  Act,  1987  against the award of Permanent Lok Adalat under Section 22­ E of the Act, 1987. (viii) Looking to the scheme of the Act, it appears that any of the   parties to a dispute can make an application to a Permanent   Lok Adalat for settlement of the dispute, as per sub­section (1)   of Section 22­C of the Act. Thus, any complex matter may come   to the Permanent Lok Adalat unilaterally, upon an application   by a single party, or without a joint application by the parties   to the dispute also, any party can prefer an application before   the Permanent Lok Adalat   for settlement of the dispute and,   therefore,   Permanent   Lok   Adalat   ought   to   follow,   as   stated   hereinabove,the procedure and the requirement of sub­section   (7) of Section 22­C of the Act, 1987, and if no settlement is   arrived at, then again, option should be given to the parties to  3. the dispute, after making them aware of the non­applicability of   the provisions of the Code of Civil Procedure and the provisions   of Indian Evidence Act and also that there shall be no appeal   against the  award, passed  by the  Permanent  Lok  Adalat,  and   even after his awareness, if both the parties given consent that  Permanent Lok Adalat may decide the dispute on merits, then   only   Permanent   Lok   Adalat   shall   exercise   powers   under   sub­ section (8) of Section 22­C of the Act, 1987, but if one of the   parties is refusing for adjudication, on merits,of the dispute by   Permanent Lok Adalat, it shall not decide the dispute on merits.   The Primary role of the Permanent Lok Adalat is settlement and   it can  wear a  rob  of  the  Court  for playing  adjudicatory role,   only   upon   consent   of   all   the   parties   to   the   dispute   and   not   otherwise. (ix)  In the facts of the present case, neither the procedure, as stated   hereinabove, under sub­section (7) of Section 22­C of the Act,  1987, has been followed i.e. giving the terms of settlement, by  Permanent Lok Adalat to the parties to the dispute, nor their   consent  has  been   taken  prior to  playing  an   adjudicatory  role  under   sub­section   (8)   of   Section   22­C   of   the   Act.   Consent   or   sanction of all the parties to the dispute before adjudication on   merits under sub­section (8) of  Section 22­C of the Act, 1987, is   a condition precedent. Willingness of the parties to the dispute   for adjudication, on merits, of a dispute, is at a pivotal position.  Permanent Lok Adalat is basically not a Court at all. Only as an   exceptional case, with consent of the parties, the Permanent Lok   Adalat can play an adjudicatory role. It is a prime duty, vested   in  the   Permanent   Lok  Adalat,   before   exercising   powers   under   sub­section (8) of Section 22­C of the  Act, 1987, to make the   parties aware about non­applicability of the provisions of code   of Civil Procedure and the provisions of the Indian Evidence Act   and also that the award, passed by the Permanent Lok Adalat, is  a   non­appellable   order   and,   thereafter,   the   Permanent   Lok  Adalat must ask for the consent of the parties to the dispute.   Such consent must be reduced in writing by the parties, so as to   avoid  future   complications  and   upon  taking  such  pursis/joint   application, signed by both the parties to the dispute that they   are   ready   and   willing   for   getting   decision   on   merits,   by   the   Permanent Lok Adalat, of their dispute, and they are aware that   the provisions of the Code of Civil Procedure and the provisions   of Indian Evidence Act are not applicable and the award, passed   by the Permanent Lok Adalat, is also not appellable, this type of   written   joint   pursis/joint   application,   signed   by   both   the   parties, must be taken on record, henceforth, by the Permanent   Lok Adalat, and thereafter only, it shall exercise the powers of   deciding, on merits, the dispute or disputes between the parties   under sub­section (8) of Section 22­C of the Act, 1987.If there is   no consent by any of the parties to the dispute, Permanent Lok   Adalat   shall   refrain   itself,   from   exercising   powers   under   sub­ section (8) of Section 22­C of the Act, 1987. It has also been   held   by   the   Hon'ble   Supreme     Court   in   the   case   of   State   of   Punjab v. Jalour Singh, (Supra), as reported in (2008) 2 SCC   660, in paragraph No. 9, as under:

“9. But   we   find   that   many   sitting   or   retired   Judges,   while   participating   in   the   Lok   Adalats   as   members, tend to conduct the Lok Adalats like Courts,   by   hearing   parties,   and   imposing   their   views   as   to   what is just and equitable on the parties. Sometimes   they get carried away and proceed to pass orders on   merits,   as   in   this   case,   even   though   there   is   no   consensus   or   settlement.   Such   acts,   instead   of   fostering   alternative   dispute   resolution   through   the   Lok Adalats, will drive litigants away from the Lok        4. Adalats.   The   Lok   Adalats   should   resist   their   temptation to play the part of judges and constantly   strive to function as conciliators. The endeavour and   effort   of   the   Lok   Adalats   should   be   to   guide   and   persuade   the  parties,  with  reference   to   principles  of  justice, equity and fair play to compromise and settle   the dispute by explaining the pros and cons, strengths   and   weaknesses,   advantages   and   disadvantages   of   their  respective claims.”  (Emphasis supplied)      (x) If against the desire of the parties, a dispute is decided on   merits   under   sub­section   (8)   of   Section   22­C   of   the   Act,   1987, where neither the  provisions   of   the   Code   of   Civil   Procedure   are   applicable,   nor   the   provisions   of   Indian   Evidence Act are applicable, nor the order is appellable (as   per Sections 22­D and 22­E of the Act, 1987), then no party  will  come  for settlement of the   dispute   at  a pre­litigation  stage. (xi)It appears that in the present case the primary role has been  forgotten by the  Permanent Lok Adalat. Adjudicatory role   under   Section   22­C   (8)   of   the   Act,   1987,   always   depends   upon the consent of all the parties to the dispute. If there is   a consent by all he parties, then only Permanent Lok Adalat   an decide the dispute on merits and that too, after making   the parties to the dispute fully aware of non­applicability of   the provisions of Code of Civil Procedure and the provisions  of Indian Evidence Act and after making aware the parties   to   the   dispute   that   there   shall   be   no   appeal   against   the   award, passed by the Permanent Lok Adalat. (xii) It has been held by the Hon'ble Supreme Court in the case of   United India Insurance Co. Ltd. v. Ajay Sinha, as  reported   in  (2008) 7 SCC 454, in paragraph Nos. 25, 26 and 41, as   under:

7.     Thus, in view of the aforesaid decision also, adjudicatory   role   should   not   be   played,   so   hurriedly,   unless   the  independence and impartiality of the Tribunal is properly   established,   unless   the   incumbents   are   found   eligible   to   determine the lis. Thus, a precaution and warning has been  given in the aforesaid paragraphs, of an inbuilt danger for   playing an adjudicatory role, under Section 22­C (8) of the   Act, 1987 and, therefore, written joint consent by all the   parties   is   a   minimum   requirement,   over   and   above,   impartiality   and   capability   of   the   members   of   the   Permanent Lok Adalat. None of the aforesaid aspects has   been properly appreciated by the Permanent Lok Adalat in  the   facts   and   circumstances   of   the   present   case   and,   therefore, I hereby quash and set aside the order passed by   the   permanent   Lok   Adalat,   Dhanbad,   dated   February   8,   2008, in Permanent Lok Adalat Case No. 91 of 2007, which  is Annexure 2 to the memo of present writ petition”. It did not frame any terms of any settlement and offered it to the  rival parties to arrive at amicable resolution of the dispute.  The opposite  party­Insurance Company also did not offer any consent for deciding the  dispute   on   merits   as   it   has   strong   objection   to   the   claim   of   the  claimant/respondent herein.  The Permanent Lok Adalat being a creature  5. of the statute was obliged to follow the procedure mandated under the law  which has failed to do and thereby committed serious error of jurisdiction.  In such circumstances, the impugned award cannot be sustained  in  the eye of law.  It is accordingly quashed.  The awarded amount deposited  before   Permanent   Lok   Adalat   pursuant   to   the   interim   order   dated  11th November, 2009 shall be returned to the petitioner by Permanent Lok  Adalat, Jamshedpur.  The   respondent   may   have   liberty   to   approach   the   appropriate  Forum , if permissible in law, for redressal of her aforesaid claim.   Accordingly, the writ petitio2670n is allowed in the manner and to  the extent indicated hereinabove.          (Aparesh Kumar Singh,J)                              jk       


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //