KERALA STATE ROAD TRANSPORT CORPORATION Vs. REGIONAL TRANSPORT AUTHORITY
LAWS(KER)-2017-11-161
HIGH COURT OF KERALA
Decided on November 30,2017

KERALA STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
REGIONAL TRANSPORT AUTHORITY Respondents

JUDGEMENT

Shaji P.Chaly, J. - (1.) The captioned writ petitions are materially connected in respect of the issue regarding grant, variation and extension of permit, or declining the same to the stage carriages operated on account of the 100 stage carriage permits operated by the private operators in Thiruvananthapuram city, as per Sec.71 (3) of the Motor Vehicles Act, 1988.
(2.) W.P.(C) Nos.27780, 27896, and 29149 of 2013 are filed by the Kerala State Road Transport Corporation (for short, 'KSRTC') against the renewal and variation and variation of the permits respectively granted by the Regional Transport Authority (for short, 'RTA'), affirmed by the State Transport Appellate Tribunal (for short, 'STAT'), whereas, W.P.(C) Nos.25404 of 2015, 21603 and 23054 of 2016 are filed by private stage carriage operators challenging interference with grant of variation of permit by the Tribunal and, denial of permits and declining variation/extension of permits by the authority respectively, and declining benefits by the STAT.
(3.) W.P.(C) Nos.27792 and 27789 of 2013 are filed by the KSRTC against grant of permit to the private operators. W.P.(C) No.7571 of 2016 is filed by a private operator against revocation of the extension already granted. Therefore, I heard them together and propose to deliver a common judgment.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.