STATE OF BIHAR Vs. YOGENDRA SINGH COL RETIRED
LAWS(SC)-1982-3-25
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on March 01,1982

STATE OF BIHAR Appellant
VERSUS
YOGENDRA SINGH COL Respondents

JUDGEMENT

Bhagwati, J. - (1.) This is an appeal by special leave directed against a judgment of the Patna High Court quashing and setting aside the termination of service of the 1st respondent and directing that the 1st respondent shall continue in service until he reaches the age of 62 years. The facts giving rise to the appeal are few and may be briefly stated as follows.
(2.) The 1st respondent was appointed Professor of Surgery in the Magadh Medical College, Gaya in Dec. 1975 and he joined his post as Professor of Surgery on 27th Dec. 1975. The letter of appointment which set out the terms and conditions of service provided that the appointment would be subject to such regulations as might be in force from time to time in the Magadh University to which the Magadh Medical College was affiliated. These regulations provided that the age of superannuation shall be 62 years, and, therefore, the 1st respondent was entitled to continue as Professor of Surgery until he reached the age of 62 years. But in or about the middle of 1976 a. drastic change took place, as the Bihar Private Medical Colleges (Taking Over of Management) Ordinance, 1976 (hereinafter referred to as the Ordinance) was promulgated by the Governor of Bihar authorising the State Government by a notification to take over the management of any private Medical College and to exercise such functions of management in regard to such College as might be specified in the notification. Pursuant to the Ordinance a notification was issued by the State Government taking over the management of the Magadh Medical College with effect from 1st July, 1978. The Ordinance was subsequently replaced by the Bihar Private Medical Colleges (Taking Over) Act, 1978 (hereinafter referred to as the Act). Section 3 of the Act provided for taking over of private Medical Colleges and it read as follows:- "3, (1) The State, Government may, by a notified order, and from the date mentioned therein, take over a College and the management and control thereof shall thereupon be exercised by the State Government in such manner as may be laid down in the said Order; (2) All the assets and properties of the college and the College body whether movable or immovable including lands, buildings, workshops, stores, instruments, machinery, vehicles, cash balance, reserve fund, investments, taxes, furniture and others shall, on the date of take over, stand transferred to and vested in, and be deemed to have come into the possession of the State Government; (3) All the liabilities and obligations of the College under any agreement or contract entered into bona fide before the date of taking over shall devolve and shall be deemed to have devolved on the State Government." Section 6 dealt with the determination of terms of teaching staff and other employees of the Medical College taken over by the State Government and since the controversy in the present case has turned, almost entirely upon the true meaning and effect of the provisions of this section, it would be convenient to set it out in full: "6. Determination of terms of the teaching staff and other employees of the College - (1) As from the date of the notified order, all the staff employed in the College shall cease to be the employees of the College body: Provided that they shall continue to serve the College on an ad hoc basis till a decision under sub-secs. (3) and (4) is taken by the State Government. (2) The State Government will set up one or more Committees of experts and knowledgeable persons which will examine the bio data of each member of the teaching staff and ascertain whether appointment, promotion or confirmation was made in accordance with the University Regulations and in keeping with the guidelines laid down by the Medical Council of India and take into consideration all other relevant materials including length of service in the College, and submit its report to the State Government. (3) The State Government on receipt of the report of the Committee or Committies, as the case may be, will decide in respect of each member of teaching staff on the merits of each case, whether to absorb him in Government service or whether to terminate his service or to allow him to continue on an ad hoc basis, for a fixed term or on contract and shall, where necessary redetermine the rank, pay, allowances and other conditions of service. (4) The State Government shall Similarly determine the term of appointment and other conditions of service of other categories of staff of the College on the basis of facts to be ascertained either by a Committee or by an officer entrusted with the task and the provisions of sub-secs. (2) and (3) shall apply mutatis mutandis to such cases." It appears that pursuant to S. 3 of the Act, a. notification was issued by the State Government, taking over the Magadh Medical College with the result that the management and control of the Magadh Medical College became exercisable by the State, Government and all the assets and properties of the Magadh Medical College stood transferred to and became vested in the State Government and all its liabilities and obligations also devolved on the State Government. The State Government thereafter appointed a Committee called the Screening Committee under sub-sec. (2) of S. 6 and the Screening Committee made a report which contained inter alia the following recommendations:- (a) All teachers beyond the age of 58 years may be retired subject to reappointment if there are no qualified substitutes. This should apply to all State Medical Colleges and the re-employment may be made up to maximum of 62 years of age. (b) In no case service of teachers who have already attained the age of 62 years be retained. The State Government on the basis of this recommendation issued a circular letter dated 3rd Sept, 1980 addressed to the Principals of various Medical Colleges taken over by the State Govt. which included the Magadh Medical College, advising the Principals that "services of all the directly appointed teachers in the Medical Colleges who have attained the age of 62 years or more than 58 years but less than 62 years be terminated after giving them one month's notice" Now the 1st respondent had already attained the age of 58 years and the Principal of the Magadh Medical College, therefore, addressed a letter dated 11th Sept. 1980 to the 1st respondent informing him that since his age was more than 58 years, his service was being terminated after 30 days from the date of issue of that letter as per the order of the State Government. The result was that by virtue of this letter addressed by the Principal to the 1st respondent, the service of the 1st respondent was terminated with effect from 10th Oct, 1980.
(3.) The first respondent thereupon filed a writ petition in the High Court of Patna challenging the termination of his service by the Principal of the Magadh Medical College and claiming a declaration that he is entitled to continue in service until he reaches the age of 62 years. The High Court of Patna, upheld the contention of the first respondent, and took the view that by virtue of sub-sec. (3) of S. 3, the obligation to continue the first respondent in service up to the age of 62 years devolved on the State Government on the taking over of the Magadh Medical College under sub-sec. (1) of S. 3 and the State Government had no power under sub-sec. (3) of S. 6 to terminate the service of the first respondent prior to his reaching the age of superannuation and the termination of his service by the Principal of Magadh Medical College was therefore, invalid. The writ petition filed by the first respondent was accordingly allowed and a writ was issued quashing and setting aside the termination of service of the first respondent and declaring that he is entitled to continue in service until he reaches the age of 62 years. The State of Bihar thereupon preferred the present appeal after obtaining special leave from this Court.;


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