STATE OF GUJARAT Vs. KANAIYALAL PRABHUDAS
LAWS(GJH)-1963-9-4
HIGH COURT OF GUJARAT
Decided on September 04,1963

STATE OF GUJARAT Appellant
VERSUS
KANAIYALAL PRABHUDAS Respondents

JUDGEMENT

V.B.RAJU - (1.) This is an appeal by the State against the acquittal of the respondent who was prosecuted under section 112 of the Motor Vehicles Act read with Rule 26(18) of the Bombay Motor Vehicles Rules 1959 The charge against the respondent was that the respondent who was the driver of an auto rikshaw had not worn a cap and had also not put on a uniform as laid down by a notification issued by the Regional Transport Authority Ahmedabad.
(2.) Under rule 26(18) of the Bombay Motor Vehicles Rules 1959 a driver of a motor cab shall be cleanly dressed and in the manner in which the Regional Transport Authority may specify. By a notification the Regional Transport Authority prescribed the head-wear long pant and coat for the dress of the drivers of the public service motor vehicles. He also prescribed that they shall wear the uniform prescribed by him namely a Khakhi coat with collar and two upper pockets with flaps etc. The learned Magistrate observed that such a notification was not within the scope of the Rule as it dealt with something beyond the scope of the Rule and therefore invalid. He therefore acquitted the respo ndent.
(3.) The charge against the respondent was that he had no head dress. The charge was also that he had not put on the uniform prescribed in the notification. As regards the prescribed uniform I agree with the learned Magistrate. The rule quoted above does not authorise the Regional Transport Authority to prescribe a uniform. Prescribing a uniform is different from prescribing the manner of dress. If the uniform is prescribed that would be prescribing the details of the dress and not merely the manner. That would be prescribing the materials of the dress and the manner in which the materials have to be stitched. For instance the Regional Transport Authority has prescribed that there should be a Khakhi coat with two upper pockets with flaps and with centre buttons. In the Motor Vehicle rules 1940 there was a rule regarding the manner of dress and also a rule regarding the prescription of the uniform. Rule 83(iv) of the Bombay Motor Vehicle Rules 1940 provided that the driver or a conductor of a public vehicle shall be cleanly dressed and in the manner in which the Regional Transport Authority may specify. Rule 88(16) of the said rules provided that the Regional Transport Authority may in his discretion specify that drivers and conductors of public service vehicles shall wear a uniform of a type approved by such authority. The former rule has been incorporated in Rule 26(18) of the Rules of 1959 but the latter rule namely clause (16) of Rule 88 is not found in the Rules of 1959. This again supports the view that under the rules of 1959 the Regional Transport Authority may prescribe the manner of the dress but cannot prescribe the uniform.;


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