UDAYANATH SATAPATHY Vs. REVENUE DIVISIONAL COMMR CENTRAL DIVISION CUTTACK
LAWS(ORI)-1978-5-2
HIGH COURT OF ORISSA
Decided on May 10,1978

UDAYANATH SATAPATHY Appellant
VERSUS
REVENUE DIVISIONAL COMMR., CENTRAL DIVISION, CUTTACK Respondents

JUDGEMENT

ACHARYA, J. - (1.) O.L.R. Appeal No. 58 of 1976, filed by the petitioner before the Additional District Magistrate, Puri, was dismissed on 23-6-77. Against the said order the petitioner filed O.L.R. Revision No. 206 of 1977 before the Revenue Divisional Commissioner, Central Division, Cuttack (opposite party No. 1) on 20-8-77 on various grounds. Along with the said revision petition the petitioner filed a petition under S. 5 of the Limitation Act. Opposite party No. 1 by his order dated 19-9-77 has dismissed that revision on the ground that the said revision was not filed within the period of limitation. This writ petition has been filed against the said order of dismissal.
(2.) The learned Revenue Divisional Commissioner has found that the limitation now prescribed for filing such a revision petition is 30 days, and as the revision petition was not filed within that period it is barred by limitation. The question as to whether the revision petition was to be filed within a period of 60 days or 30 days was not without doubt for reasons stated in the judgment in O. J. C. No. 829 of 1977 (Ramanath Sahu v. R. D. C., Central Division, Cuttack) of this Court dated 26-4-78.*While dealing with the law on the subject it has been held in that judgment that - * Reported in (1978) 43 Cut LT 589. "While by amendment of sub-s. (2) of S. 63 the limitation has been reduced, no modification has been made in the rule and he (i.e. the Standing Counsel for the State) has assured us that no time would be lost in rectifying the mistake." While holding that the period of limitation applicable for the purpose of revision is 30 days as provided in S. 63 (2) of the Act, the Bench holds that there was a clear scope for the petitioner in that case to have been misguided because R. 44 had not been properly amended, and so if the delay was not condoned the petitioner would be visited with injustice. Considering the above facts the said Court condoned the delay.
(3.) Their Lordships of the Supreme Court in Sandhya Rani Sarkar's case reported in AIR 1978 SC 537 have observed that (at p. 542) " It is undoubtedly true that in dealing with the question of condoning the delay under S. 5 of the Limitation Act the party seeking relief has to satisfy the Court that he had sufficient cause for not preferring the appeal or making the application within the prescribed time and this has always been understood to mean that the explanation has to cover the whole period of delay, vide Sitaram Ramcharan v. M. N. Nagarshana (1960) 1 SCR 875 at 889 : (AIR 1960 SC 260 at pp. 265-66). However, it is not possible to lay down precisely as to what facts or "matters would constitute 'sufficient cause' under S. 5 of the Limitation Act. But those words should be liberally construed so as to advance substantial justice when no negligence or any inaction or want of bona fides is imputable to a party, i.e., the delay in filing an appeal should not have been for reasons which indicate the party's negligence in not taking necessary steps which he would have or should have taken. What would be such necessary steps will again depend upon the circumstances of a particular case (vide State of West Bengal v. Administrator, Howrah Municipality (1972) 2 SCR 874 : (AIR 1972 SC 749).)";


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