NARENDER SINGH Vs. UNION OF INDIA REPRESENTED BY THE SECRETARY
LAWS(MEGH)-2013-10-5
HIGH COURT OF MEGHALAYA
Decided on October 28,2013

NARENDER SINGH Appellant
VERSUS
Union Of India Represented By The Secretary Respondents

JUDGEMENT

- (1.) Heard Mr. R Jha, learned counsel appearing for the petitioner and Mr. SC Shyam, learned senior counsel assisted by Mr. B Deb, learned counsel for the respondents.
(2.) Only the fact sufficient for deciding the writ petition is briefly noted. The petitioner was enrolled as a recruit in Assam Rifles on 10.10.1994 as Rifleman General Duty. It is an admitted case of both the parties that the Rifleman General Duty means Rifleman who is discharging combative duties. In other words, the petitioner had been recruited as a Rifleman for discharging combative duties and also the petitioner is not a Rifleman discharging clerical job. By this writ petition, the petitioner is assailing the order of the Commanding Officer dated 28.04.2004 for discharging the petitioner from service on medical grounds. The grounds for discharging the petitioner from service read as "Discharge/release from service on medical grounds". It is the case of the petitioner that the procedure prescribed for discharging the Rifleman from service on medical grounds is not followed in issuing the discharge order dated 28.04.2004 by the Commanding Officer. It is admitted by both the parties that there is a Rule "Assam Rifles Medical Examination (Categorization and Invalidation) Rules, 1988 (for short "the Rules of 1988") which had been followed by the Assam Rifles authority in discharging the Rifleman (General Duty) from service on medical grounds. It will be profitable to quote the relevant Rules of the said Rules i.e. the Rules of 1988. "Definitions 7. In this order unless otherwise specified:- *** *** *** (t) "SHAPE" means functional capacity and represents following factors for assessment of fitness of Cadre Officers:- (i) S - Psychological (ii) H - Hearing (iii) A - Appendages (iv) P - Physical Capacity (v) E - Eye sight Functional capacity of an officer under each factor shall be denoted by numerals 1 to 4 against each letter, indication declining functional efficiency. The numerals shall be written next to the code letter, except that, where a Cadre Officer is Grade I in all the factors, his category shall be denoted by writing evaluation of these numerals are:- 1. Fit for all duties 2. Fit for all duties but may have limitation as to type of duties and areas of employability depending on whether the duties involve are severe stress or domand acuity of hearing/vision of both ears/eyes. 12. Medical Board for Invalidation of Personnel (1) A Medical board for invalidation shall be convened when a person is considered medically unfit by specialist in service hospital or other hospital for further service in the Force. (2) The convening authority of medical board for invalidation, its composition and approving authority for the purpose of sub-para (1) above shall be under:- (a) Convening authority (i) Personnel serving Respective Deputy with Battalion, Ranges and Inspector-General Training Centre. (ii) Personnel serving in Zonal Inspector-General Zonal Inspector General (iii) Personnel serving with Deputy Director General Directorate General, Battalions under Directorate General and those on deputation. (b) Composition of medical board Presiding Officer Regimental/Senior Medical Officer Members 2. Medical Officers (c) The approving authority of the board proceedings shall be the Deputy Director-General. 13. Appeal (1) Any cadre officer or personnel aggrieved by an order of the Invalidating Medical Board may prefer an appeal against that order to the Central Government within a period of thirty days from the date of receipt of such orders. (2) No appeal shall be admitted if it is preferred after the expiry of the period specified in sub-para (1) above; Provided that the Central Government may, if it is satisfied that the appellant was prevented by sufficient cause from filing the appeal within the specified period, shall allow it to be filed within a further period not exceeding thirty days. (3) Every appeal under this rule shall be made by a petition in writing and shall be accompanied by a brief statement of the reasons for the order appealed against. 14. Review (1) On receipt of any appeal preferred by any Cadre Officer or personnel under rule 8, the appellate authority shall convene a review medical board to review the order of the Invalidating Medical Board within a period of thirty days from the date of receipt of such appeal. (2) The convening authority of the review medical board its composition and approving authority for the purpose of sub-para (1) above shall be as under:- (a) Convening authority For Cadre Officer Administrative Ministry of the Central Government. For Personnel Deputy Director General (b) Composition of review medical board (i) For Cadre Officer Chief Medical Officer/ Presiding Officer Deputy Director (med) Members 2 Senior Medical Officers Regimental Medical Officers. (ii) For Personnel Regimental/Senior Presiding Officer Medical Officer Members 2 Medical Members. (c) The approving authority of the review medical board proceedings in the cases for Cadre Officer and for personnel shall be the Administrative Ministry of the Central Government and the Director-General respectively. (d) Basing on the findings of the review medical board, the appellate authority shall pass an appropriate order on the appeal and shall communicate the order to the appellant. (e) Every order of the appellate authority confirming, modifying or reversing the order appealed against shall be final. 18. List of diseases which can be contracted during/attributed to/aggravated by service conditions is given as per appendix VII to this order. Appendix VII To ARO 2/90 A. List of diseases which can be contracted during service/attributed to service conditions. Diseases affected by climatic conditions (i) Pulmonary Tuberculosis (ii) Pulmonary Dedema (iii) Pulmonary Tuberculosis with pleural effusion (iv) Tuberculosis-Non-Pulmonary (v) Brenchitis (vi) Pleurisy, empyema, lung abscess and bronchiectasis, (vii) Nepritis (acute and chronic) (viii) Lobar pneumonia (ix) Otitis Media (x) Rheumatism-acute (xi) Rheumatism-chronic (xii) Arthritis (xiv) Lumbago (xv) Frost-bite leading to amputation of limb/limbs (xvi) Heat Stroke B. Diseases affected by stress and strain (i) Psychosis and Psychoneurosis (ii) Hyperpiesia (iii) Hypertension (B.P.) (iv) Pulmonary Tuberculosis (v) Pulmonary Tuberculosis with pleural effusion (vi) Tuberculosis-non-pulmonary (vii) Mitral Stenosis (viii) Pericarditis and adherent pericardium (ix) Endo-carditis (x) Sub-acute bacterial and carditis, including infective endocarditis (xi) Myocarditis-acute or chronic (xii) Valvular disease."
(3.) The inter-alia grounds for challenging discharge order dated 28.04.2004 are that:- (i) Neither the petitioner has been given any opportunity of being heard nor without serving any show cause notice before discharging him from service by the Respondent No. 5 which is highly illegal and unwarranted in the eyes of law and therefore the action of the Respondent is illegal, unjust and arbitrary and also violative of fundamental rights and other legal rights of the petitioner guaranteed under Articles 14, 15, 16 and 19 of the Constitution of India; (ii) As per the policy prevailing in the Assam Rifles, if the petitioner or personnel has to be discharged from service on medical ground he has to be firstly put under the Medical Category Temporary, by duly constituted Medical Board, Secondly thereafter Review Medical Board is to be constituted with specialist opinion, weather the disease is permanent or not and the Board shall recommend or put under Permanent Medical Category. Thirdly, the Respondent shall constitute Release Medical Board with specialist opinion thereof for releasing the personnel or the petitioner from service. In the instant case of the petitioner the aforesaid procedure has not been followed by the Respondent, which is within the knowledge of the petitioner. Neither the copy of the said Board has been given to the petitioner nor the specialist opinion, if any. (iii) The impugned order of discharge on medical ground has been passed without following the due process of law and without issuing the show cause notice, which is arbitrary and illegal as well as in violation of principle of natural justice and fundamental rights of the petitioner and as such the same is also not tenable in the eyes of law and the same is liable to be set aside and quashed; (iv) It is the Medical Board, which shall, as regards to the medical aspects, decide as to whether the disability is attributable to or aggravated by service and it has the obligation to specify reasons for their opinion. In the instant case of the petitioner, neither the Medical Board was constituted nor Review Medical Board as well as no Release Medical Board was constituted by the Respondent to discharge the petitioner from service, as such the discharge of the petitioner on medical ground without following the due process of law and procedure is liable to be dismissed and set aside; (v) When an individual is found suffering from any disease or has sustained injury, he is examined by the medical experts who would not only examine him but also ascertain the nature of disease/injury and also record a decision as to whether the said personnel is to be placed in medical category lower than "SHAPE 1" (FIT CATEGORY) and whether temporarily or permanently. They also give a medical assessment and advice as to whether the individual is to be brought before the Release/Invalidating Medical Board. Thereafter the said Release/Invalidating Medical Board generally consists of three doctors and they, keeping in view the clinical profile, the date of onset of invalidating disease/ disability and service conditions, draw a conclusion as to whether the disease/injury has a casual connection with military service or not. On the basis of the same they recommend (a) attributability or (b) aggravation, or (c) whether connection with service.;


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