ABDUL HAQUE Vs. ICDS LTD
LAWS(KER)-2003-1-78
HIGH COURT OF KERALA
Decided on January 16,2003

ABDUL HAQUE Appellant
VERSUS
ICDS LTD Respondents

JUDGEMENT

- (1.) THIS appeal is preferred against the order in arbitration O. P. No. 266/2000 on the file of the District Court Ernakulam. An application was filed under S. 34 of the Arbitration and Conciliation Act, 1996 for setting aside the award dated 29. 4. 2000 passed by the 2nd respondent herein. Application was resisted by the 1st respondent on the plea that such a petition would not be maintainable in the District Court, Ernakulam. Reference was made to C1. 20 of the agreement between the parties. C1. 20 of the said agreement reads as follows:? "this Agreement is made and accepted at Manipal and hire instalments specified in Schedule 'b' shall be payable at Manipal or such other places specified by the owner and all the terms and conditions of this agreement are to be observed and performed at there itself and the Courts in dakshina Kannada alone and no other Courts whatsoever will have jurisdiction to try all or any suits in respect of any claim or disputes arising out of this agreement or in any way relating to the same. "
(2.) INTERPRETING C1. 20 of the agreement as well as S. 2 (e)of the Arbitration and Conciliation Act, the court below took the view that the courts in Dakshina Kannada alone have the jurisdiction. Counsel for the appellants relied on a decision reported in National Starch & Chemicals v. Weikfield Products Co. (India) (1990 (1) KLT 217 ). A reference was made in para. 7 of the judgment. It is very clear from C1. 20 of the agreement that the courts in Dakshina Kannada alone and no other Courts whatsoever will have the jurisdiction to try any disputes arising out of the agreement. In view of the clear terms contained in C1. 20 From the above it is clear that a licence can be obtained during a financial year but the liability on the licence will be to pay licence fee for the whole year. FL-3 licence is one issued under R. 13 and renewal of licence is provided under R. 13 A of the Foreign Liquor Rules which provides that the Assistant Excise Commissioner of the Division concerned is competent to consider renewal provided there is no change in the nature, content or scope of the licence or premises. There is no specific mention in R. 13a as to whether the renewal of a licence should be from the very beginning of the financial year or whether the Licence could be renewed at any time in the course of a financial year, if not renewed from the beginning of the financial year itself. In the absence of any provision in the Rules regarding the date on which licence is to be renewed, I feel the provision for issue of a new licence that is R. 14 stated above applies to renewal also. The respondents also rightly considered the application for renewal of Licence submitted by the petitioner in the middle of the financial year under R. 14 only. However the case of the respondents is that the petitioner's licence had become defunct on account of non-renewal of licence from the beginning of the financial year. The reason for treating the petitioner's Licence as defunct is the deletion of proviso to R. 14 which was deleted with effect from 20. 2. 2002. Proviso to R. 14 prior to it's deletion on 20. 2. 2002 is extracted herein : "provided that renewal of the licences of Bar hotels which did not/ do not function on the expiry of valid licence can be permitted on payment of an additional rental of Rs. 25,000/- (Rupees Twenty Five Thousand only) for each year of defunction, over and above the annual rental for the year of renewal, subject to the observance of other rules in this regard". 2. All that the deleted proviso provided was that if a defunct licence was to be renewed, an additional rental was payable at the rate of Rs. 25,000/- for each year of defunction. The counsel for the petitioner brought to my notice, the decision of this court in Johny v. Excise Inspector reported in (1999 (2) KLT 536) whereunder this court has held that the additional rent is payable only when there is a minimum defunction for one year. Consequently the court held that no additional fee is payable for renewal of licence during a financial year. The corollary of this Rule and the interpretation made by this court is that a licence can be renewed at any time during a financial year and in order to call a licence defunct, there should be a minimum break in business for one year. In this particular case, the petitioner applied for renewal of licence for 2002-2003 in the middle of the financial year and the petitioner had valid licence for the immediate preceeding year ie. , 2001-2002. Since there was no break of one year, petitioner's licence cannot be said to be defunct so far. Petitioner's licence would have become defunct if the petitioner had not applied for renewal of licence upto 31. 3. 2003. The concept of 'defunct Licence' is no longer available in the Foreign Liquor Rules after the deletion of proviso to R. 14. However, since R. 13a which provides for renewal of licence does not make it compulsory that the renewal should be from the beginning of the financial year, it has to be assumed particularly in the light of R. 14 that the renewal is possible from year to year and a licence can be renewed at any time during a financial year. However, if a licence is not renewed for whole of a financial year, then of course renewal is not possible at all because unless the licence is kept renewed from year to year, it becomes invalid on the expiry of the financial year in which it was renewed last. Therefore renewal is not possible only after the expiry of one whole financial year. The provision for levy of additional rent of Rs. 25,000/- for renewal of licence was for renewal after expiry of one year which is no longer available by virtue of abolition of proviso to R. 14 with effect from 20. 2. 2002. Therefore the interpretation given to the deleted proviso by the respondents is not correct particularly in view of the decision of this court referred above. In the circumstances, I hold that the petitioner's licence is not defunct and petitioner is entitled to renewal of licence on full payment of licence fee under the terms of R. 14 of the Foreign liquor Rules, without necessity of payment of additional rent. Exts. P7 and P10 are quashed and the O. P. is allowed directing the respondents to renew the licence of the petitioner for 2002-2003 after complying with the required formalities. . .;


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