SECRETARY TO HONBLE THE CHIEF JUSTICE, J&K HIGH COURT, JAMMU Vs. CHANCHAL SINGH
LAWS(J&K)-1999-4-30
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 15,1999

Secretary To Honble The Chief Justice, JAndK High Court, Jammu Appellant
VERSUS
CHANCHAL SINGH Respondents

JUDGEMENT

- (1.) THIS Letters Patent Appeal is preferred against the judgment of a learned Single Judge of this court. The admitted facts of the case are that Chanchal Singh, the private respondent hereinafter, was appointed process -server by the District Judge, Jammu on the basis of merit -list, prepared by him after inviting applications. The appellant, however, found that his appointment was in violation of Circular No: 10 dated 31.08.1989 and, therefore, directed his removal. This order of the Chief Justice and the consequential order of discharge was challenged by the private respondent on the ground that neither his appointment was in contravention of the aforesaid Circular nor his removal was in accordance with law. The writ petition was allowed by Sethi J, as he then was (now his lordships of the Supreme Court) on March 27, 1992 and the latter dated March 07,1990 issued by the appellant was quashed with the direction that the private respondent shall be deemed to be in service and entitled to all the consequential benefits.
(2.) MR . Dutta, appearing for the appellant argued that the writ court ignored the rules relating to the appointment of the ministerial officers of the subordinate courts framed under Section 30 of the Civil Courts Act in exercise of which the Chief Justice had directed removal of the private respondent. He also contended that the termination of the private respondent without giving him an opportunity of being heard does not offend principles of natural justice, as it was temporary appointment. Mr. Lehar, appearing for the private respondent, however, argued that the appointment of the private respondent being neither subject to confirmation by the Chief Justice nor in contravention of any direction of the High Court, his removal by order of the Chief Justice was arbitrary and illegal.
(3.) THE first question to be determined in this case is who is the appointing authority of the ministerial officers of the subordinate courts and whether the private respondent has been duly appointed by the authority competent to make such appointment. Section 30 of the Act, which deals with the appointment and removal of the ministerial officers of the subordinate courts, reads as under: - 30.(1) The ministerial officers of the District courts shall be appointed, and may be suspended or removed by the Judges of those courts respectively. (2) The ministerial officers of all courts controlled by a District court, other than courts of small Causes, shall be appointed, and may be suspended or removed by the District court. (3) Every appointment under this section shall be subject to such rules as the High Court may prescribe in this behalf, and in dealing with any matter under this section, a Judge of a court of small causes shall act subject to the control of the District court. (4) Any order passed by a District Judge under this section shall be subject to the control of the High Court. Admittedly, the High Court has not prescribed rules under sub -section(3) of section 30 of the Act in the absence of which District court alone was to determine the qualifications and mode of recruitment of such officer. The District Judge Jammu, it is admitted, had invited applications and appointed the private respondent only after he was found more suitable as compared to the other candidates. The services of the petitioner were directed to be terminated by order of the Chief Justice only on the ground that it was in violation of Circular No. 10 dated 31.08.1989 issued by the High Court. The writ court without going into the question, whether the order of appointment in fact violated the aforementioned Circular, quashed the order on the grounds that the direction was (1) not in confirmity with sub -section (4) of Section 30 of the Act; and (2) that it was in violation of the principles of natural justice. Rejecting the argument that the appellant had acted under sub -section (4) of Section 30, the writ court held as follows: - The Chief Justice or any other Judge is, therefore, not a High Court for the purposes of sub -section (4) of section 30 of the Act unless the court, including all the Judges, have by resolution or under the rules, conferred power upon the Chief Justice for the purposes of said sub -section. The respondents have not placed anything on record to show that the powers of the court were conferred upon the Chief Justice for the purposes of sub -section (4) of section 30 of the Civil Courts Act. However, these observations are based upon the specific plea raised by the appellant that the High Court has not framed rules under section 30 of the Act, which is contrary to the actual fact because the rules were framed and notified as early as on 28.03.1968. If that be so as it really is, the question arises who is the authority competent to appoint and remove a ministerial officer of the subordinate court. Sub -rule (v) of Rule 2 defines a "Ministerial officer" as under: - â„¢Ministerial officerâ„¢ means and includes, every member of the non -gazetted staff of District Court and the courts controlled by it or by the High Court. Section 30(2) of the Act provides that every Ministerial officer of all the courts in the District shall be appointed and removed by the District court and none else. The power of appointment under sub -rule (2) is, however, subject to such rules as the High Court may prescribe. Admittedly, the Rules framed under Section 30 do not prescribe the mode of recruitment/appointment by the District courts. Such rules, if framed, could inter -alia prescribe qualifications required for the particular posts and the most of recruitment. So the District Judge, in the matter of appointment, had to act in fair and just manner. The just and fair manner is one which is in accord with Articles 14 and 16 of the Constitution of India. In Jammu and Kashmir Public Service Commission vs. Narinder Mohan, AIR 1994 SC 1808, it has been laid down that: - ...When the Rules prescribe direct recruitment, every eligible candidate is entitled to be considered and recruitment by open advertisement which is one of the well accepted modes of recruitment. Inviting applications for recruitment to fill in notified vacancies is consistent with the right to apply for by qualified and eligible persons and consideration of their claim to an office or post under the state is a guaranteed right given under Articles 14 and 16 of the Constitution. The direction, therefore, issued by the Division Bench is in negation of Articles 14 and 16 and in violation to the statutory rules......;


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