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A. Giridharilal Vs. State of Tamil Nadu and ors. - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtChennai High Court
Decided On
Case NumberW.P. No. 8690 of 1981
Judge
Reported inAIR1985Mad234
ActsTamil Nadu Pawn Brokers Act, 1943 - Sections 2(6) and 22; Tamil Nadu Pawn Brokers Rules, 1944 - Rules 7, 12 and 12(2); Constitution of India - Articles 19, 19(1), 19(6), 21 and 301; ;Tamil Nadu Mineral Concession Rules 1959 - Rules 8(C); Code of Civil Procedure (CPC), 1908 - Order 21, Rule 54 and 54(2)
AppellantA. Giridharilal
RespondentState of Tamil Nadu and ors.
Appellant AdvocateV. Suresham, Adv.
Respondent AdvocateR. Krishnamurthi, Adv. General assisted by ;C. Selvaraju, Govt. Adv.
Cases ReferredP. V. Sivarajan v. Union of India
Excerpt:
.....challenged rule 12 (7) as unconstitutional - rule silent as who bears expenses in effecting affixture - rule should make it clear that such expenses would be recoverable by auctioneer from pawner or from sale proceeds - right to carry on occupation as auctioneer a fundamental right guaranteed under article 19 (1) (g) - rule imposed unreasonable restrictions on right of pawn broker or auctioneer to carry on trade or occupation - petition allowed. - - for instance, even the pawner would not like his indebtedness being proclaimed in such a fashion, or the other inmates in the building would not tolerate such affixture or tom-tom. 11 of the legal practitioners act 1879 is not in excess of the rule making power and the petitioners therein cannot complain of any violation of their..........to conduct his business in accordance with the rules, he is equally bound by any amendment to the rule or rules; in other words, the licence is attached to the existing rules as also to the new rules to be framed.7. at this juncture, the learned advocate general referred to page 33 in basu's book on constitution of india, 3rd edn. and also to the decision of the supreme court in jamuna prasad mukhariya v. lachhi ram, : [1955]1scr608 and devata prasad singh chaudhari v. hon'ble chief justice and the judges of the patna high court, : [1962]3scr305 . his alternative contention is that art. 19(1)(g) is attracted only to the 'restrictive laws' but not to 'regulatory measures'. according to the learned advocate general, the impugned rule is only regulatory in character and therefore is beyond.....
Judgment:
ORDER

1. The petitioner is a Government approved auctioneer for Madras City and Chingleput carrying on business for 12 years. In this proceeding, he challenges clause (5) in sub-rule (7) to rule 12 in the Tamil Nadu Pawn Brokers'Rules 1944, as amended by G.O. Ms. No. 1259 (Revenue) dated 29-5-1981 as unconstitutional.

2. To regulate and control the business of pawn brokers in the State of Tamil Nadu, the Tamil Nadu Pawn Brokers Act, 1943, came to be promulgated. By virtue of the rule making power provided under S. 22 of the Act, Tamil Nadu Pawn Brokers Rules 1944, were made by the Governor of Tamil Nadu. According to rule 12, the auctioneer to whom the sale of a pledge by public auction is entrusted, shall be a person approved by the Personal Assistant (General) to the Collector of Madras, in the city of Madras and the Revenue Divisional Officer elsewhere. I had already pointed out that the petitioner is an approved auctioneer. The old clause (v) in sub-rule (7) of rule 12 runs as follows -

'The auctioneer shall also send a copy of the printed catalogue by registered post to the pawnor at least a week before the date fixed for the sale'.

The impugned rule is as follows :-

'The auctioneer shall send a copy of the printed catalogue by registered post acknowledgment due to the pawner to his last known address at least fifteen days before the date fixed for the sale. If the notice so sent is returned undelivered for some reason or the other, a copy of the catalogue should be served by affixture on a conspicuous place of the house of the pawnor in which he is known to reside or to have last resided or carried on business or personally worked for gain. The auctioneer shall also make arrangements to proclaim the contents of the printed catalogue by beat of drum or other customary mode. A certificate of such affixture and of such proclamation should be obtained from the Village Administrative Officer of the village. In respect of Madras city, the certificate should be obtained either from the Karnam or from the Village Administrative Officer, as the case may be. In respect of Kanyakumari district and Shenkottah taluk of the Tirunelveli district, the certificate should be obtained either from the village officer or from the village Assistant or from the Village Administrative Officer as the case may be.'

3. Mr. Suresham, learned counsel for the petitioner submits that the impugned rule imposes unreasonable restrictions on the petitioner's right to carry on trade as an auctioneer and, therefore, is violative of Art. 19(g) of the Constitution of India. According the learned counsel, the impugned rule is silent as to who should bear the expenses in effecting affixture and also tom-tom. For example, in Andhra Pradesh, there are no village officers and the rule as such cannot be obeyed in such cases. Referring to the definition of pawn broker in S. 2(6) of the Act, the learned counsel pointed out that in a case where the articles of petty nature are involved the expenditure to be incurred by tom-tom and by publication would be in proportionate to the amount to be recovered - indeed in some cases, the expenses would exceed the amount to be recovered. It might be that in most cases, the pawner lives in a rented portion in a house comprising of several tenants. In such cases, if either affixture or tom-tom were to be resorted to either by the auctioneer or any one at his instance, his life and limb would be at stake for various reasons. For instance, even the pawner would not like his indebtedness being proclaimed in such a fashion, or the other inmates in the building would not tolerate such affixture or tom-tom. According to the learned counsel for the petitioner, the rule does not envisage any safeguard while either the auctioneer or any one at his instance were to array out either affixture or tom-tom. It is, here, the learned counsel for the petitioner referred to Art. 21 of the Constitution of India. It is also pointed out by the said learned counsel that the affixture may not be approved by the owner of the building, because such affixture may disfigure the building.

4. It is further stressed by the learned counsel that it is practically difficult to obtain certificate of such affixture and of such proclamation from the Village Administrative Officer of the village or Karnam as the case may be. He further pointed out that the impugned rule does not envisage that either the affixture or proclamation should be made in the presence of the officer referred to above. If so, it is understandable as to how the auctioneer could satisfy the Village Administrative Officer as to the factum of affixture and proclamation. It is therefore commented by the said learned counsel that the rule is not intelligible, but is vague and, therefore, on that ground should be struck down.

5. If the pawner were to hail from a State Outside Tamil Nadu to carry out the directions contained in the impugned rule, it will be impracticable besides being expensive and cumbersome.

6. The learned Advocate General who opposed this proceeding contended that the right that is conferred on the petitioner, is not a fundamental right; on the other hand, such a right stems only from rule 12. He also laid stress that the petitioner is not a pawn broker, but an auctioneer and also on sub-rule (2) of rule 12. According to the said rule, an auctioneer approved by the Personal Assistant (General) to the Collector of Madras, or the Revenue Divisional Officer as the case may be, shall be competent to conduct public auctions under those rules only within the area specified by the officer approving the auctioneer. As long as the auctioneer has to conduct his business in accordance with the rules, he is equally bound by any amendment to the rule or rules; in other words, the licence is attached to the existing rules as also to the new rules to be framed.

7. At this juncture, the learned Advocate General referred to page 33 in Basu's Book on Constitution of India, 3rd Edn. and also to the decision of the Supreme Court in Jamuna Prasad Mukhariya v. Lachhi Ram, : [1955]1SCR608 and Devata Prasad Singh Chaudhari v. Hon'ble Chief Justice and the Judges of the Patna High Court, : [1962]3SCR305 . His alternative contention is that Art. 19(1)(g) is attracted only to the 'restrictive laws' but not to 'regulatory measures'. According to the learned Advocate General, the impugned rule is only regulatory in character and therefore is beyond challenge under Art. 19(l)(g) of the Constitution. It is here, that the learned counsel pressed into service the scheme of the Act. To support his contention, he relied upon State of T.N. v. M/s. Hindu Stone, : [1981]2SCR742 and Automobile Transport (Rajasthan) Ltd. v. State of Rajasthan, : [1963]1SCR491 . The last argument by way of resistance is that in any event, it is a reasonable restriction on the petitioner's right to carry on his trade as envisaged under Art. 19(6) of the Constitution.

8. The right to carry on as an auctioneer is in my considered opinion a fundamental right guaranteed under Art. 19(l)(g) of the Constitution. Art. 19(l)(g) of the Constitution guarantees that all citizens shall have the right to practice, any profession, or to carry on any occupation, trade or business subject to clause (6) of Art. 19 of the Constitution. I would be referring to in greater detail clause (6) of Art. 19 of the Constitution at a later stage, while considering the argument relating to reasonableness, in the restriction imposed under the impugned rule.

9. I am unable to agree with the learned Advocate General that the petitioner has no fundamental right to carry on the occupation or business as an auctioneer. For, all that rule 12 mandates is that if an auctioneer were to dispose of the pledged articles, he should be one approved under rule 12; in other words, he must obtain the necessary licence from the authority named in the rule so as to enable the auctioneer to sell the pledged articles by public auction. Thus, rule 12 by itself does not create a Tight in the petitioner, but only imposes a certain restriction if he were to carry on the occupation as an auctioneer in selling the pledged articles and that on the other hand, there is a fundamental right inhered in the petitioner to carry on any occupation, to wit, an auctioneer.

10. The decision in Devata Prasad Singh Chaudhuri v. The Hon'ble Chief Justice and Judges of the Patna High Court, : [1962]3SCR305 , is not quite apposite to the present case. There, the Supreme Court was concerned with S. 9 of the Legal Practitioners Act 1879. Indeed, the Supreme Court observed that for the reasons mentioned in their judgment, they held that rule 2 of the rules made by the High Court under S. 11 of the Legal Practitioners Act 1879 is not in excess of the rule making power and the petitioners therein cannot complain of any violation of their fundamental right to practice the profession to which they have been enrolled under the provisions of the Act. Above all, the petitioners' claim in that case fell under second part of clause 6 of Art. 19. The said second part provides that nothing in the said sub clause shall prevent the State from making any law relating to the professional or technical qualifications necessary for practicing any profession or carrying on any occupation, trade or business. The present case does not fall under the second part, but will only come within the ambit of first limb of clause 6 in Art. 19. According to the first limb, nothing in sub-clause (g) in Art. 19 shall affect the operation of any existing law in so far as it imposes, or prevents the State from making any law imposing in the interests of the general public, reasonable restrictions on the exercise of the right conferred by the said sub-clause (g). So too, even the other decision in Jamuna Prasad Mukhariya v. Lachhi Ram, : [1955]1SCR608 does not really support the argument advanced by the learned Advocate General. For, their Lordships of the Supreme Court had pointed out that (at p. 688 of AIR) : -

'The right to stand as candidate and contest an election is not a common law right. It is a special right created by statute and can only be exercised on the conditions laid down by the statute. The Fundamental Rights chapter has no bearing on a right like this created by statute.'

But, in this case, it is relevant to notice that Art. 19 makes no reference to the right to vote, while there is the specific reference to the right to carry on business or any occupation, or trade.

11. Even the other argument that the impugned rule imposes no restriction, but it is only a regulatory measure and, therefore, could not be brought under Art. 19(l)(g) is not commendable. I have already held that the petitioner's right to carry on the occupation as an auctioneer is a fundamental right guaranteed under Art. 19(l)(g). In State of T. N. v. M/s. Hind Stone, : [1981]2SCR742 , the Supreme Court considered Tamil Nadu Mineral Concession Rules 1959, particularly the validity of rule 8 C. They held, the rule is not ultra vires the rule making power of the State Government. This is also a case failing under the second part of clause (6) of Art. 19. I am, therefore, to point out that no assistance can be drawn from this decision by the learned Advocate General. The decision in Automobile Transport (Rajasthan) Ltd. v. State of Rajasthan, : [1963]1SCR491 , equally renders no assistance to the respondents. There, the Supreme Court was concerned with Rajasthan Motor Vehicles Taxation Act and while so construing the said Act, they held that it did not violate the provisions of Art. 301 of the Constitution of India, and that the taxes imposed under the Act were compensatory or regulatory taxes, which did not hinder the freedom of trade, commerce and intercourse assured by that Article and that therefore such taxes were legal. I may add that to comply with the impugned rule such as affixture, proclamation and obtaining certificates from the concerned village officer, is not as easy to pay tax. By way of clarification, I am to point out that the payment of tax does not involve maintenance of a machinery for effecting a proclamation or an affixture. Hence, in my view, the decision of the Supreme Court referred to now will not help the respondents in their contention that the impugned rule is only regulatory.

12. The petitioner's contention is that the amended rule imposes unreasonable restrictions on his fundamental right to carry on any occupation, trade or business. I had referred to in detail the various aspects that were urged by the learned counsel for the petitioner to support his above contention. It is needless to state that clause (6) of Art. 19 enables the State to make any law imposing in the interests of general public reasonable restrictions on the petitioner's right to carry on any occupation, trade or business. Thus, if the restrictions are not reasonable, then the umbrage of protection extended to the State under clause (6) will be lost and the law which imposed such restrictions, would be held to violate Art. 19(g) of the Constitution. Therefore, the vital question is whether the amended rule only imposed reasonable restrictions. The petitioner's apprehension that there will be risk to his person if he were to comply with affixture of a copy of the catalogue on a conspicuous place, in the house of the pawner in which he is known to reside or to have last resided or carried on business or personally worked for gain and also of proclaiming the contents of printed catalogue by beat of drum or other customary mode, is not unfounded. It is too difficult to believe that after the pawner had vacated the premises, the inmates of one or more tenements in the building in which the pawner last resided, or is known to have resided, would remain unperturbed and unconcerned, on the other hand, it is easy to perceive that either they would not allow such affixture or proclamation being done or would conduct in such a manner that the auctioneer would be coerced to leave the place without either carrying out the affixture or proclamation as the case may be. No landlord of a building in which the tenant is residing or said to have resided, would tolerate disfiguring of his building, with affixture of a whole catalogue particularly when it is colour washed or white washed. It is relevant to notice that a bailiff is an officer of the Court, the auctioneer does not possess such a status. It may be useful to point out at this stage that even the bailiff seeks protection of the police, particularly in cases where delivery of possession is involved. It is equally important to note that the police help is not given to the bailiff on mere asking by the plaintiff, but only on the orders passed by the Court permitting the bailiff to take the police aid, do the police authorities provide police assistance to the bailiff. All these practical aspects were thoroughly lost sight of by the rule making authority. Further, there is nothing in the impugned rule as to how either the affixture or the proclamation could be carried out in the other States. I have no difficulty to add that the petitioner's apprehension is more well founded in this case than in the case of affixture and proclamation in this State itself (Tamil Nadu). Again, if the pledged article is only worth about Rs.100 and less, is it. worthwhile at all to insist upon such affixture and proclamation, because it might be that in all probability such cost would exceed the very value of the article. As already pointed out, by the petitioner as to who should bear the expenses, is not made clear in the rule. For, in the recovery of a paltry sum of Rs.100, and less, the auctioneer was to be compelled to expend more than the said sum. I see no difficulty in holding that such a restriction is wholly unreasonable. Above all, it would not be in the interest of the pawn broker, nor in the interest of the pawner to enforce the impugned rule. No doubt, the Advocate General referred to the Directive Principles of State Policy contained in Part IV of Constitution and vehemently contended that the unamended rule is to secure a social order for the promotion of the welfare of the people. It is true that the State shall as far as possible strive to promote the welfare of the people. But still the question is whether any rule or law which is brought about with the noble object of carrying out the Directive Principles of State policy, curtails unreasonably the fundamental right of any citizen. It is needless to state that the Directive Principles of State Policy are not mandatory and cannot be enforced as such against the State. On the other hand, the fundamental right guaranteed to a citizen under Part III of the Constitution can be enforced save where there had been a reasonable restriction as visualised in the Constitution itself. I may at once add that if really the State wanted to observe the Directive Principles of State Policy in protecting the unfortunate pawners, it is for the State to have provided the machinery for either carrying out the affixture or the proclamation as envisaged under the impugned rule and to .call upon the auctioneer to pay necessary charges. In such a case, I am clearly of the opinion that the rule cannot be held to interfere unreasonably with. the fundamental right guaranteed to a citizen. It may be useful at this stage to refer to a particular stand taken in the, counter affidavit. In paragraph 3 of the counter, it is stated that the impugned G.O. was issued only to make rule 12(7)(v) of the Tamil Nadu Pawn Brokers Rules, 1944 in conformity with the provision in sub-rule (2) of rule 54 and Order 21 C. P. Code, relating to 'service' of notices before contemplating a sale. The above rule would not be an unreasonable restriction. For, any decree holder resorting to Order 21 is enabled to have the services of the officer employed by the Court either to serve notice by affixture or to do proclamation. The Code of Civil Procedure does not complete the decree holder himself to effect the service or do the proclamation. In other words, the machinery to carry out such service or proclamation is maintained by the Court and the only duty of the decree holder is to pay the requisite charges into court. Admittedly, that is not what is expected of from the auctioneer under the impugned rule. Thus, even the analogy by reference to Order 2 1, C. P. Code would in no way help the respondents.

13. From the foregoing analysis, I am persuaded to hold that the impugned rule in so far as it directed the auctioneer to effect service by affixture and proclaim the contents of the printed catalogue by beat of drum or other customary mode, is undoubtedly an unreasonable restriction on the petitioner's right to carry on trade or occupation.

14. The impugned rule as earlier pointed out by me is not clear as to whether the affixture or the proclamation shall be carried out in the presence of the Village Administrative Officer, whose certificate the auctioneer should obtain obviously in proof of such affixture or proclamation. But, in the counter affidavit, it is stated that it is up to the pawn broker, and the auctioneer to see that there are no deviations in the procedure prescribed and the auctioneer cannot hope to enlist the help of administrative machinery in the observance of procedural formality for a sale other than that of issuing a certificate of proclamation and that this procedure is the procedure prescribed for the 'service' of notices and it is in accordance with the sub-rule (2) of Rule 54 and Order 21 CPC 1908, and is not a peculiarity under the Pawn Brokers Act alone. Thus, it is made clear at the instance of the respondents that the officer whose certificate the auctioneer shall obtain, need not be present when either the affixture or proclamation was done. I fail to understand as to how the pawn broker or the auctioneer could persuade the Officer concerned to believe that that either the affixture or proclamation was duly effected before the officer is called upon to issue the certificate and as to how the officer concerned could be satisfied that there was such affixture or proclamation. If so, are not the pawn brokers or auctioneers left at the mercy of the officer concerned? Would this really advance the interest of the pawner, is a querry which cannot be certainly answered in the affirmative.

15. What has been decided in P. V. Sivarajan v. Union of India, : AIR1959SC556 cited by the learned Advocate General is that (para 7):-

'Control and regulation of any trade, though reasonable within the meaning of Art. 19 sub-Art. (6), may in some cases lead to hardship to some persons carrying on the said trade or business if they are unable to satisfy the requirements of the regulatory rules or provisions validly introduced; but once it is conceded that regulation of the trade and its control are justified in the public interest, it would not be open to a person who fails to satisfy the rules or regulations to invoke his fundamental right under Art. 19(g) and challenge the validity of the regulation or rule in question. Hence the challenge to the validity of the rules on the ground of Art. 19 of the Constitution must fail.'

The restrictions that were imposed on the person carrying on coir industry is that he should satisfy not only quantitative but qualitative test and that it would obviously be for the rule making authority to decide which test would meet the requirements of public interest and what method would be most expedient in controlling the industry for the national good. I fail to understand as to how the ratio in that case is attracted to the instant case. In the instant case, as already pointed out by me, the State can call upon either the pawn broker or the auctioneer to pay the requisite charges so that either affixture or proclamation is done. It is also necessary that the rule should make it clear that such expenses would be recoverable by the pawn broker or the auctioneer from the pawner or from the sale proceeds. But that is not what all the impugned rule requires. On the other hand, I am to reiterate that a machinery as such has to be maintained by the pawn broker or the auctioneer so that the affixture or proclamation could be effected.

16. In the interest of promoting the welfare of the pawner, the rule in my considered opinion shall not impose an undue burden or undue hardship to the pawn broker or the auctioneer. Hence, the rule shall be construed as imposing unreasonable restrictions on the right of the pawn broker or the auctioneer to carry on that trade or occupation. My above approach will apply with a greater force to cases where the pawners happens to be residents of outside State other than Tamil Nadu.

17. In the result the writ petition succeeds and the impugned rule in so far as it related to affixture, proclamation and obtaining of certificate is hereby quashed as an unreasonable restriction on the petitioner's right to trade or occupation guaranteed under Art. 19(g) of the Constitution. There will be no order as to costs.

18. Petition allowed


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