A S SUBBARAJ Vs. M MUTHIAH
LAWS(MAD)-1953-3-8
HIGH COURT OF MADRAS
Decided on March 13,1953

A.S. SUBBARAJ Appellant
VERSUS
M. MUTHIAH Respondents

JUDGEMENT

Venkatarama Ayyar, J. - (1.) This is an application for the issue of a Writ of Prohibition directing the Election Tribunal, Tirunelveli, not to proceed with the hearing of the Election Petition No. 71 of 1952. At an election held on 16-1-1952 the petitioner A. S. Subbaraj was returned to the Legislative Assembly, Madras, from the Uttampalayam Constituency. The first respondent Muthiah, who was one of the three unsuccessful candidates for the seat, filed on 27-3-1952 a petition under Section 81 of the Representation of the People Act, hereinafter referred to as the Act, for setting aside the election. The Election Commission to which it was presented appointed under Section 86 of the Act an Election Tribunal for the hearing of this petition. Notice of the same was served on the petitioner on 28-9-1952. On 22-10-1952 when the petition came up for hearing before the Election Tribunal the petitioner raised a preliminary objection to its maintainability on the ground that it was not duly verified as required by Section 83 of the Representation of the People Act, 1951, & was, therefore, liable to be rejected 'in limine' under Section 85 of the Act. Section 83(1) of the Act runs as follows: "An election petition shall contain a concise statement of the material facts on which the petitioner relies and shall be signed by the petitioner and verified in the manner laid down in the Code of Civil Procedure, 1308 (Act 5 of 1903) for the verification of pleadings."
(2.) The provision of the Civil Procedure Code relating to verification is Order 6, Rule 15 which is as follows: "Order 6, Rule 15 (1): Save as otherwise provided by any law for the time being in force, every pleading shall be verified at the foot by the party or by one of the parties pleading or by some other person proved to the satisfaction of the court to be acquainted with the facts of the case. (2) The person verifying shall specify, by reference to the numbered paragraphs of the pleading, what he verifies of his own knowledge and what he verifies upon information received and believed to be true. (3) The verification shall be signed by the person making it and shall state the date on which it was signed." In the present case the petition was verified. But the verification stated generally that the facts mentioned therein were true to the knowledge and information of the petitioner. It did not specify what he verified of his own knowledge and what upon information received and believed to be true. Nor did the verification state when and where it was signed. It did not, therefore, comply with the prescriptions laid down in Order 6, Rule 15, Civil P. C. Section 85 of the Act provides that "if the provisions of Section 81, Section 83 or Section 117 are not complied with, the Election Commission shall dismiss the petition." Basing himself on the language of Sections 83 and 85 of the Act the petitioner herein urged before the Election Tribunal that the Election Petition was liable to be dismissed 'in limine' for failure to comply with the requirements of Order 6, Rule 15 and that there was no jurisdiction in the Tribunal to hear the petition. To meet this objection, the respondent Muthiah filed on 3-11-1952 an application for permission to amend the verification so as to bring it in conformity with the prescriptions laid down in Order 6, Rule 15. That was C. M. P. No. 1 of 1952. It was opposed by the petitioner herein on the ground that the Tribunal had no power to direct amendment of the petition and that under Section 90(4) of the Act it had no option but to dismiss it. Both these contentions were overruled by the Election Tribunal which held that Section 90 (4) gave it a discretion in the matter of dismissing the Election petition for non-compliance with Section 83 and that it had also the power to permit amendment of the petition. It is against this order that the present application for the issue of a Writ of Prohibition has been filed.
(3.) In this Court the argument for the petitioner proceeded on somewhat different lines. The contention that was mainly pressed by Mr. K. V. Venkatasubramania Aiyar was that Section 85 cast a duty on the Election Commission to dismiss the petition on the ground that it was not in accordance with Section 83, that its order wider Section 86 appointing an Election Tribunal for trial of the petition was in violation of the statutory duty cast on it under Section 85, that in consequence it had no legal operation and conferred no jurisdiction on the Election tribunal to try the petition and that this court should accordingly issue a Writ of Prohibition directing the Election Tribunal not to proceed with the trial. It will be seen that this in its substance is direct ed not against the order in C. M. P. No. 1 of 1952, but against the action of the Election Commission in not having passed an order of dismissal under S, 85 and in having appointed an Election Tribunal and transferred the petition to it for trial. The question is whether that can be permitted to be done in these proceedings. This is not an application for the issue of a Mandamus to the Election Commission to dismiss the election petition, nor for the issue of a Writ of Certiorari or other appropriate writ for quashing the order tinder Section 86 directing the trial of the petition by the Tribunal; and even if any such writ had been applied for, this court would have had no jurisdiction to issue it against the Election Commission which is at Delhi. On behalf of the petitioner it is argued that though no relief is sought against the Election Commission in this petition, nevertheless, if as he contends the Election Tribunal is not properly seized of the cause and has no jurisdiction to hear it, he is entitled to a writ of prohibition as a matter of right, 'ex debito justitiae' and. he quoted the decisions in -- 'Martin v. Mackonochie', (1878) 3 QBD 730 (A); -' Meckonochie v. Penzance', (1881) 6 AC 424 (B), --'Worthington v. Jaffries', (1875) LR 10 CP 379 (C), -- 'Farquharson v. Morgan', (1894) 1 QB 552 (D) and -' Rex v. North; Ex parte Oakey', (1927) 1 KB 491 (E), in support of this contention. It is unnecessary to discuss these decisions in detail because the position is well- settled and is thus summed up in Halsbury's Laws of England, Vol. 9, page 819, para 1398: "With certain exceptions, the issue of the writ of prohibition, though not of course, is of right and not discretionary, and the superior court cannot reluse to enforce public order in the administration of the law by the denial of a grant of the writ; smalmess of the matter in dispute and delay on the part of the applicant are not themselves grounds for refusal." The decision in 'Re London Scottish Permanent Building Society', (1893) 63 LJ QB 112 at pp. 114-115 (P) was particularly relied on as apposite to this case. There, in the course of winding up of building society a shareholder who had withdrawn his membership applied for the refund of his share money. The Judge referred the claim to the determination of an arbitrator in spite of the opposition of all the parties concerned. One of the questions raised in the case was whether a writ of prohibition could be issued in respect of this matter. In holding that there was an excess of jurisdiction and the writ should accordingly issue. Charles J. observed: "It is extremely difficult to distinguish sometimes between what is excess of jurisdiction & what (is) mere irregularity of procedure. Clearly prohibition will not lie for mere Irregularity of procedure; that is the whole purport of Lord Justice Thesiger's judgment on that point. But where a tribunal contrary to law is constituted by a Judge where he confers on another without statutory authority the right to deal with a subject matter, though in his (the Judge's) jurisdiction, I am of opinion that that is acting in excess of and absolutely without jurisdiction, and is therefore a ground for prohibition.";


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