Skip to content


In Re: R. Velayudham Pillai - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles;Criminal
CourtChennai
Decided On
Reported in(1943)2MLJ429
AppellantIn Re: R. Velayudham Pillai
Excerpt:
- .....3rd, december, 1942. that order was passed in exercise of the power conferred under the defence of india rules and defence of india act. it? was urged for the petitioner that the provincial government had no power to delegate its powers to the road traffic boards and that even the provincial government itself has no power to make such a rule. a preliminary objection to that effect was raised and disallowed by the additional first class magistrate of tinnevelly. it is to revise that order this petition has been filed.2. under section 2 of the defence of india act the central government could make rules and also confer powers on the provincial governments. under rule 89(2)(1) framed under the defence of india act,the central government or the provincial government may by order make such.....
Judgment:
ORDER

Kuppuswami Ayyar, J.

1. The petitioner has been prosecuted for having disobeyed an order of the Tinnevelly Road Traffic Board prohibiting the owners of buses from changing tyres or tubes in contravention of the order passed by that Board on the 3rd, December, 1942. That order was passed in exercise of the power conferred under the Defence of India Rules and Defence of India Act. It? was urged for the petitioner that the Provincial Government had no power to delegate its powers to the Road Traffic Boards and that even the Provincial Government itself has no power to make such a rule. A preliminary objection to that effect was raised and disallowed by the Additional First Class Magistrate of Tinnevelly. It is to revise that order this petition has been filed.

2. Under Section 2 of the Defence of India Act the Central Government could make rules and also confer powers on the Provincial Governments. Under Rule 89(2)(1) framed under the Defence of India Act,

The Central Government or the Provincial Government may by order make such other provisions in relation to road transport as appear to that Government to be necessary or expedient for securing the defence of British India....

3. Under that rule the Provincial Government has powers to pass the order now said to have been contravened. Under Section 2(5) of the Defence of India Act,

A Provincial Government may by order direct that any power or duty which by rule made under Sub-section (1) is conferred or imposed on the Provincial Government...has been directed under Sub-section (4) to be exercised or discharged by the Provincial Government shall in such circumstances and under such conditions, if any, as may be specified in the direction, be exercised or discharged by any officer or authority, not being an officer or authority subordinate to the Central Government.

4. The Provincial Government has issuerd a G.O. (MS. 3488 Home) published in Part I of the Fort St. George Gazette of the 5th August, 1942 at page 905 directing that the powers conferred on the Provincial Government by clauses (a), (f) and (i) of the Defence of India Rules with respect to the use of transport vehicles as defined in the Motor Vehicles Act, 1939, shall be exercisable also by the Provincial and Regional Transport authorities constituted under the last mentioned Act. Such a delegation is valid under Section 2(5) of the Defence of India Act. It is stated that such a delegation cannot be made in cases where the power is to be simultaneously exercised by the two Governments, namely, the Central and the Provincial. I am not able to see anything in the Act, nor is my attention drawn to any provision in the Act, to indicate that such delegation is prohibited. But it is stated that Section 2(3)(iv) seems to indicate that the Legislature did not contemplate such simultaneous exercise of powers by two Governments. I am not able to see anything in it to indicate that such a conferment of powers is prohibited.

5. Moreover Section 2(5) is independent of Sub-section (3) and cannot be said to be governed by any of the provisions of that sub-section.

6. It is also stated that Rule 89(2) of the Defence of India Rules also is ultra vires because it confers powers on the Provincial Government and the Central Government. I am not able to see how such an exercise of powers by both the Governments can be said to be illogical or prohibited by the Act or Rules.

7. In these circumstances, I find that the order of the Magistrate overruling the objections is correct, and the petition is dismissed.


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