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In Re: V. Subramania Chetty and M. Kanagaratna Reddy of V. Subramania Chetty and Co. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported inAIR1922Mad243; (1922)ILR65Mad156
AppellantIn Re: V. Subramania Chetty and M. Kanagaratna Reddy of V. Subramania Chetty and Co.
Cases ReferredJudah v. Secretary of State
Excerpt:
.....they are--but merely a warrant to employ public moneys in their conduct. 23, was a case of government trading in the wider sense, because the point argued before me was not then taken, and clearly was not present to the mind of the court. for though the government were clearly trading in the ordinarily accepted sense of the term, the trade was in opium, a recognized source of revenue, and therefore directly within the scope of 3 and 4 william iv c, 85, the same observation applies to the government trading in the salt and abkari departments. bat he maintained that an experiment like the present, however benevolent and though wholly desirable for the benefit of the people, cannot be regarded as reasonably appertaining to the 'government' of the country but rather to its..........of state for india v. bombay landing and shipping co. (1868) 5 bom. h.c.r. 23, was a case of government trading in the wider sense, because the point argued before me was not then taken, and clearly was not present to the mind of the court. nor do i think that judah v. secretary of state for india i.l.r.(1885) calc. 445, is a case in point; for though the government were clearly trading in the ordinarily accepted sense of the term, the trade was in opium, a recognized source of revenue, and therefore directly within the scope of 3 and 4 william iv c, 85, the same observation applies to the government trading in the salt and abkari departments.5. on the whole, i do not think i am called upon to decide the wide problem of constitutional law involved in these rival contentions, i.....
Judgment:

Coutts Trotter, J.

1. This is in substance an appeal against the refusal of the Official Assignee of Madras, to allow the preferential claim of Government for the sum of Rs. 4,418-1-0 in priority to the claims of all other creditors in the insolvency of a firm trading as M. Subramania Chetty & Co., as a Crown debt within the meaning of Section 49(1)(a) of the Presidency Towns Insolvency Act. I have had the benefit of a learned and instructive argument as to the nature and history of debts to the Crown both in England and in this country, and it is not out of disrespect to that argument but rather because of the assistance I derived from it that I give my judgment in a comparatively small compass. I do not intend to inquire into the history of writs of extent whether in chief or in aid. The curious will find much learning on the subject in ex parte Postmaster-General. In re Bonham (1879) 10 Ch. D 595, and in the very erudite judgment of Palles, C.B., in In re Galvin [1897] 1 I.R. 520. Where statute law intervenes, one ruling principle is that the Crown is not bound by a statute in which it is not specially mentioned. Another is that where the Crown comes into competition with other creditors in. the case of debts of the same degree, the rights of the Crown must prevail: see In re Henley & Co. (1878) 9 Ch. D. 469. These rules would be sufficient to determine that if this is a debt legally incurred to the Crown, it would have an undoubted priority at common law. I agree with Garth, C.J. in Judah v. Secretary of State for India I.L.R. (1885) Calc. 445, that it is unnecessary to go into the history of the common law on the subject where we have the plain words of an Indian statute. But a much wider question is argued by counsel on behalf of the Official Assignee. His contention is that this is not a Crown debt, because the Crown had no power to enter into the transactions which resulted in the debt. He says that the transactions which resulted in the debt were--to use an expression familiar to lawyers though perhaps it is analogous rather than directly appropriate--ultra vires of the Crown.

2. The facts are these. In 1919 Government took over the soap factory at Calicut now known as the Kerala Soap Institute. It was taken over and has been conducted by the Department of Industries, the object being to demonstrate that this industry can be carried on at a profit and to encourage the starting of similar factories by private enterprise. The net result has been that Government carried it on as an ordinary trading concern. Mr. Mookett's argument was that Government is not entitled to trade except in so far as it is authorized to do so by statute. The Government of India by 21 and 22 Vict. C. 106, inherited all the rights and privileges of the East India Company. It is quite plain that the power to trade other than for revenue purposes had been lost before that to the Company by 3 and 4 William IV, C. 85, Section 4. That is a prohibition imposed on the Company itself quite distinct from the earlier prohibition imposed by 53 Geo. IIT, C. 155, on the individual servants of the Company from engaging in trade on their own account. It is therefore, I think, quite plain that Government could not carry on this factory by virtue of any power inherited from the East India Company.

3. But the Advocate-General bases his claim on a much wider ground, and contends that the Crown, that is, the Government of India, is entitled to trade in this country by virtue of the royal prerogative. At this point the analogy of England begins to fail for a variety of reasons. In the first place, the Crown, as the term is used by English lawyers, has a double meaning. It may mean the sovereign in person, and no one questions the right of His Majesty to engage as an individual in whatever trade he pleases, and no doubt, subject to technical rules of English law as to varying degrees of debts such as specialty and simple contract debts, His Majesty as a trader would have preferential rights over other creditors, unless such rights were taken away by a statute in which the Crown was named. On the other hand, the Grown in constitutional law much more frequently means King-, Lords and Commons, and the essence of the distinction is that, if the Crown in that sense were to trade, it would trade with public moneys and not merely with the private resources of the King. The Advocate-General admits that the Crown in that sense could not trade in England without statutory authority. He contends that that is so not because the prerogative would not cover the case but because the necessary, funds from th.3 public revenue could only be obtained by a vote of the House of Commons, the result being that while the right of the King, Lords and Commons to trade is within the prerogative, it cannot be exercised de facto unless the necessary capital were voted by an Act of Parliament. The next step in his argument is to posit that in India where the Crown is directly vested with the revenues of the country, it can, without the need of a parliamentary vote, apply the revenues of the country for purposes of trade by virtue of the prerogative. The prerogative may sufficiently be described, for my present purpose, as the discretionary power vested in the executive for which it does not need a parliamentary vote or statutory authority. On this view, Acts like the Telegraph and Telephone Acts would not be sources of Government's authority to conduct these businesses--for businesses they are--but merely a warrant to employ public moneys in their conduct. The immense mass of trading which the Government undertook duping the war does not carry the matter any further, because it may all be said to have been legalised by Parliament under the Defence of the Realm Act, 4 and 5 Geo. V.C. 29.

4. I do not think I can rely on the fact--it is an undoubted fact--that one of the reported cases in India, viz., Secretary of State for India v. Bombay Landing and Shipping Co. (1868) 5 Bom. H.C.R. 23, was a case of Government trading in the wider sense, because the point argued before me was not then taken, and clearly was not present to the mind of the Court. Nor do I think that Judah v. Secretary of State for India I.L.R.(1885) Calc. 445, is a case in point; for though the Government were clearly trading in the ordinarily accepted sense of the term, the trade was in opium, a recognized source of revenue, and therefore directly within the scope of 3 and 4 William IV C, 85, The same observation applies to the Government trading in the Salt and Abkari departments.

5. On the whole, I do not think I am called upon to decide the wide problem of constitutional law involved in these rival contentions, I cannot say that this is trading for purposes of revenue, because, although the profits of this undertaking (and it resulted in fact in a profit last year) are paid into the general exchequer and swell the Government revenue, the Advocate-General has frankly stated that the Government's purpose in this and similar undertakings, which I understand are conducted on a considerable scale in many fields of industry, is not to bring accretions to the revenue, but to serve by way of industrial instruction to the people of this country. I think that the claim of Government can be justified on the ground that, apart from any question of prerogative, the conduct of this industrial undertaking is justified by statutory authority. As I have already pointed out, the allocation of the revenues of India to particular purposes does not require anything in the nature of an express vote of a representative body. Nevertheless, it is regulated fry one dominating statutory provision, namely, Section 20(1) of the Government of India Acts 1915 to 1919, 5 and 6 Geo. V.C. 61, 6 and 7, Geo. V.C. 37, and 9 and 10 Geo. V.C. 101. The words of the section are these:

The revenues of India shall be received for and in the mime of His Majesty, and shall, subject to the provisions of this Act, he applied for the purposes of the government of India alone.

6. Exactly to draw the line as to what falls within the strict purview of the phrase the 'government' of the country and what lies outside it, would be an impossible task. To take an example ready to hand, many, if not most, of the Indian railways are conducted or subsidized by Government without specific statutory authority; it would be startling to have to come to the conclusion that such an activity of Government was without warrant, Mr. Mockett shrank from pressing such a result and argued that although no doubt railways brought in much profit from the carriage of private passengers and the goods of private owners, yet their maintenance was essential to the Government by their facilities for rapid transport of Government officials and the police and military forces necessary to secure law and order throughout the country and that therefore they may be regarded as essential to the 'purposes of the government of India,' in the strictest sense. Bat he maintained that an experiment like the present, however benevolent and though wholly desirable for the benefit of the people, cannot be regarded as reasonably appertaining to the 'government' of the country but rather to its improvement and education. I think there is much force in his argument, but with some hesitation

7. I think that in India at all events it ought not to prevail. In a country with a fully developed industrial life like England, I might feel constrained to give effect to it. But in a country like India where many industries suitable to its natural resources and its people have either not been started at all or are nascent and struggling, I think it would be a misfortune if a Judge were driven to say that the starting and encouraging of such industries by way of education and demonstration was not covered by the term the 'government' of India. The Government of India after all has long been and most long be a paternal Government; and in deciding what is within its legitimate scope, one can hardly lose sight of that outstanding consideration.

8. I therefore come to the conclusion that it is not outside the statutory powers of the Government of India to conduct a soap factory such as this, and it follows from what was said in the earlier part of this judgment that this claim was a Crown debt recoverable in full in preference to the claims of any other creditor.

9. That disposes of the point of law which I am called upon to decide. Perhaps I may be permitted respectfully to suggest that it would be well if such claims were not pressed in future by Government. The old theory of the priority of Grown debts was doubtless based on the personal pre-eminence of the Sovereign. The King was the King and obviously took precedence over the subject. Modern lawyers justify the rule on a different ground, The rights of the Crown mean in modern times the rights of the mass of the King's subjects, and on this ground it is said to be right and just that the claims of the community as a whole should prevail over those of individuals. But I venture to think that this reasoning is not applicable to the present case. In the first place, the commercial community which might otherwise welcome the attempts of Government to open up new avenues of trade and manufacture is very likely to be alarmed and alienated by the claim of Government to stand on a different footing to other traders. In the next place and this is much more important--it appears to me that the enforcing of claims such as this--must in the end defeat the very purpose that Government has in view. The object of the conduct of this concern, as explained to me by the Advocate-General, was to demonstrate that the natural resources of Malabar could be profitably used by private manufacturers and traders to start and carry on similar businesses, the Government as it were saying to the people 'We have shown that this business can be carried on at a profit. Let this encourage you to put your capital into similar undertakings and hope for similar profits to those we have shown that we have made!'

10. The whole demonstration obviously breaks down if the traders can reply 'You have only made profit, because you stood in a privileged position in which we cannot stand, by claiming priority of payment of your debts over those of all your business competitors.'

11. The Government Solicitor to be entitled to be paid his taxed costs on the Original Side scale by the Government.


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