Mobile View
Main Search Advanced Search Disclaimer
Cites 14 docs - [View All]
The Constitution Of India 1949
Article 31B in The Constitution Of India 1949
Article 13 in The Constitution Of India 1949
Article 32 in The Constitution Of India 1949
Article 368 in The Constitution Of India 1949
Citedby 8 docs - [View All]
Somaiya Organics (India) Ltd. & ... vs State Of Uttar Pradesh & Anr on 17 April, 2001
Somaiya Organics (India) Ltd vs State Of Uttar Pradesh & Anr on 17 April, 2001
M/S Somaiya Organics (India) Ltd. ... vs State Of Uttar Pradesh & Anr on 17 April, 2001
V.N. Narayanan Nair And Ors. vs State Of Kerala And Ors. on 14 August, 1970
Namdeo Baliram Kathole vs State Of Maharashtra And Anr. on 25 July, 1977

User Queries
View the actual judgment from court
Supreme Court of India
Narayanibai vs State Of Maharashtra & Ors on 29 October, 1969
Bench: J.C. Shah, J.M. Shelat, C.A. Vaidialingam, K.S. Hegde, A.N. Ray
           PETITIONER:
NARAYANIBAI

	Vs.

RESPONDENT:
STATE OF MAHARASHTRA & ORS.

DATE OF JUDGMENT:
29/10/1969

BENCH:


ACT:
Maharashtra  Agricultural Lands (Ceilings on  Holdings)	 Act
(27 of 1961)-Act included in Ninth Schedule to	Constitution
by  the Sevententh Amendment--Action taken under  Act  after
the  date  of judgment in Golaknath's  case-If	validity  of
action can be questioned.



HEADNOTE:
The  petitioner was called upon to show cause why land	held
by  her	 in excess of the ceiling area shall not  be  deemed
surplus	 land  and  shall not vest in the  State  under	 the
Maharashtra  Agricultural Lands (Ceilings on Holdings)	Act,
1961.	The petitioner thereupon challenged the validity  of
the  Act  on  the ground that it  violated  the	 fundamental
rights under Arts. 14, 19(1)(f) and 31 of the  Constitution.
It   was  contended  that  though  the	Act  was,   by	 the
Constitution (Seventeenth Amendment) Act, 1964, incorporated
in the Ninth Schedule to the Constitution and protected from
challenge  by  Art.  31B,  action  sought  to  be  taken  in
pursuance  of such an Act infringing the fundamental  rights
was  liable  to be declared void, if that action  was  taken
subsequent to February 27, 1967, the date -on which judgment
of  this Court in Golaknath's case, [1967] 2 S.C.R. 762	 was
delivered.
HELD : The petition must fail.
(1)  In	 Golaknath's  case  five of the	 Judges	 upheld	 the
Seventeenth  Amendment	on  the basis of  the  'doctrine  of
prospective  overruling	 : five -relied upon  the  power  of
Parliament to exclude, from the pale of challenge, the	Acts
and Regulations in the Ninth Schedule, and one Judge was  of
the view that the Acts impugned in that case were  protected
by  Arts.  31(1),  (2)	(2A)  and  31A(1).   Therefore,	 the
majority  of ten Judges of the Court expressly held that  by
virtue	of  Art.  31B the Acts	incorporated  in  the  Ninth
Schedule  were not exposed to challenge on the	ground	that
they infringed the fundamental rights, [175 D-E, G-H]
(2)  Those   judges  who  relied  upon	the   'doctrine	  of
prospective  of overruling', did not accept the doctrine  in
all its implications as understood by the U.S. Courts.	They
merely	denied to Parliament power after February 27,  1967,
to amend the Constitution so as to take away or abridge. any
of the fundamental rights of the people, but amendments made
prior  to  that	 date  and  action  taken  pursuant  to	 the
amendments,, both before and after that date were not to  be
deemed	invalid on the ground that fundamental	rights	were
infringed. [176 C-E]
(3)  This  Court  had  upheld the validity  of	the  Act  as
amended	 by  Act  13 of 1962, in  State	 of  Maharashtra  v.
Madhavrao Damodar Patilchand, [1968] 3 S.C.R. 712. [176 F-G]



JUDGMENT:

ORIGINAL JURISDICTION : Writ Petition No. 256 of 1968. Petition under Art. 32 of the Constitution of India for enforcement of the fundamental rights.

173

M. C. Setalvad, S. L. Khanna and R. Gopalakrishnan, for the petitioner.

B. Sen, M. S. K. Sastri and S. P. Nayar, for the respondents.

K. Jayaram, for the intervener.

The Judgment of the Court was delivered by Shah, J.-Narayanibai is the holder of 142 acres and 8 gunthas of "dry crop" land in village Teosa, District Amravati in the State of Maharashtra. By notice dated March 12, 1968, under s. 17(1) of the Maharashtra Agricultural Lands (Ceiling on Holdings) Act 27 of 1961, the Sub- Divisional Officer, Chanduri, called upon Narayanibai to, show cause why land held by her in excess of the " ceiling area " shall not be deemed surplus land and shall not vest in the State. Narayanibai filed a petition in this Court claiming a declaration that Maharashtra Act 27 of 1961 is ultia vires the State Legislature in that it violated the fundamental rights guaranteed under Arts. 14, 19(1)(f) & (g) and 31 in Part III of the Constitution, and for an order restraining the State of Maharashtra and the Sub-Divisional Officer, Chanduri, from dispossessing the petitioner. from the land in question or any part thereof.

Maharashtra Act 27 of 1961 is by the Constitution (Seven- teenth Amendment) Act, 1964, incorporated in the Ninth Sche- dule to the Constitution. Article 31B of the Constitution enacts that the Acts and Regulations in the Ninth Schedule and the provisions thereof shall not be deemed to be void or ever to have become void on the ground that the Act, Regulation or any provision thereof is inconsistent with or takes away or abridges any of the rights conferred by Part III of the Constitution. Articles 14, 19(1)(f) & (g) and 31 fall in Part III of the Constitution and guarantee certain fundamental rights, but by virtue of incorporation of the Act in the Ninth Schedule protection in respect of infringement of any of the fundamental rights by the Maha- rashtra Act 27 of 1961 'or any provision thereof is not claimable.

Mr. Setalvad for the petitioner contends that in view of the judgment of this Court in I. C. Golaknath & Ors. v. State of Punjab & Anr.(1) action sought to be taken in pursuance of an Act in the Ninth Schedule to the Constitution infringing any fundamental rights is liable to be declared void, if that action is taken subsequent to the date on which the judgment of this Court in that case was delivered. Counsel submitted that in I. C. Golak Nath's case(1) it was held that all Acts in the Ninth Schedule and action taken pursuant thereto were to be regarded as valid only (1) [1967] 2 S.C.R. 762.

174

till February 27, 1967, by the declaration made by this Court, and that actions taken after February 27, 1967 pursuant to any of the Acts in the Ninth Schedule, must, to the extent they infringe any of the fundamental rights, be deemed void. Counsel said that the effect of the "doctrine of prospective overruling' as understood by the American Courts and adopted by this Court in 1. C. Golak Nath's case(1) is to regard as valid acts done prior to the date on which the Court delivered the judgment in I. C. Golak Nath's case(1), but acts done after that date which are incon- sistent with the law declared by this Court are invalid. In our judgment, that is not the effect of I. C. Golak Nath's case(1). In that case Wanchoo, Bhargava and Mitter, JJ., held that the word 'law' in Art. 13 (1) does not include any law in the nature of a constitutional provision, and Art. 13 (2) when it speaks of the State making any law, refers to the law made under the provisions contained in Ch. 1 of Part XI of the Constitution : it has no reference to the constituent power of amendment under Art. 368. Bachawat and Ramaswami, JJ., substantially agreed with that view. They therefore regarded all the Acts in the Ninth Schedule as beyond challenge on the plea that the Acts or provisions infringed any of the fundamental rights under Part III of the Constitution.

Subba Rao, C.J., who spoke for himself and four of his col- leagues observed that Art. 13(3) gives an inclusive definition of "law" which does not, prima facie, exclude "constitutional law', and proceeded to enunciate certain propositions, of which the following are, for the purposes of the present case,, relevant "(2) Amendment is 'law' within the meaning of Art, 13 of the Constitution and, therefore, if it takes away or abridges the rights conferred by Part III thereof. it is void.

(3) The Constitution (First Amendment) Act, 1951, Constitution (Fourth Amendment) Act, 1955, and the Constitution (Seventeenth Amendment) Act, 1964, abridge the scope of the fundamental rights. But, on the basis of earlier decisions of this Court, they were valid.

(4) On the application of the doctrine of 'prospective over-ruling' , . . . our decision will have only prospective operation and, therefore, the said amendments will continue to be valid.

(5) . . . that the Parliament will have no power from the date of this decision to amend any of the pro-

(1) [1967] 2 S.C.R. 762.

175

visions of Part III of the Constitution so as to take away or abridge the fundamental rights enshrined therein."

Applying those propositions he held that since the Constitution (Seventeenth Amendment) Act could not be declared void, validity of the Punjab Security of Land Tenures Act X of 1953, and the, Mysore Land Reforms Act X of 1962, as amended by Act XIV of 1965, challenged in that case could not be questioned on the ground that those Acts offended Arts. 13, 14 or 31 of the Constitution. Hidayatullah, J., also held that the expression "law" in Art. 13(2) did include within itself constitutional law. But he held that though the Seventeenth Amendment which extended the definition of 'estate' to include ryotwari and agricultural lands was an inroad upon the fundamental rights, the Acts were protected from challenge under Art. 31A (1) (a) of the Constitution.

It is clear from this analysis that the Court (except Hidayatullah, J.,) opined, though for different reasons, that the Acts incorporate in Seventeenth Amendment to the Constitution were not liable to be challenged as infringing the fundamental rights. Hidayatullah, J., was of the view that the challenge to the two Act-, which were impugned in that case was unsuccessful, because of the provisions of Arts. 31(1), (2), (2A), 31A(1) of the Constitution, Mr. Setalvad contended that this interpretation of the judg- ment of the Court in I. C. Golak Nath's case(1) is in consistent with the basic concept of the "doctrine of prospective over-ruling" as enunciated in the Courts of its origin, and it must - on that account be held that, the Court intended to give effect to the traditional concept of the doctrine in all its implications. But Subba Rao, C.J., used the expression "doctrine of prospective overruling" as a convenient mode of describing the power which the Court exercised in I. C. Golak Nath's case(1). He has not expressly or by implication sought to incorporate in the stream of our jurisprudence, "the doctrine of prospective overruling" in all its manifold implications as understood by the American Courts. Again, the ten Judges who agreed in upholding the Seventeenth Amendment were equally divided : five relied upon the "doctrine of prospective overruling" : five upon the power of the Parliament to exclude from the pale of challenge the Acts and Regulations in the Ninth Schedule, notwithstanding that they infringe any of the fundamental rights in Part III of the Constitution. Mr. Setalvad contended that to uphold the validity of the Acts in the Ninth Schedule, and action taken thereon after February 27, (1) [1967] 2 S.C.R. 762.

176

1967, involves a basic inconsistency. Counsel submitted that an Act cannot be both valid and invalid at the same time. He submitted that with a view to avoid chaos in the body politic the wheel of time was not reversed till the date of the Constitution First Amendment, but the majority of the Court still denied to the Parliament power to incorporate in the Ninth Schedule Acts and Regulations removed from the pale of judicial scrutiny on the plea that the fundamental rights of the people were infringed thereby. If that be the true effect of the judgment, said Mr. Setalwad, it must logically follow from the judgment in I. C. Golak Nath's case(1) that the Seventeenth Amendment has no validity after February 27, 1967. We are unable to agree with that interpretation for more reasons than one. The first and the most obvious is that the majority of the Court expressly held that by virtue of Art. 31(B) the Acts incorporated in the Ninth Schedule were not exposed to challenge on the ground that they infringed the fundamental rights of the people. The second is that even the Judges for whom Subba Rao, C.J. spoke did not accept the "doctrine of prospective overruling" in all its implications- as understood by the American Courts. They merely denied to the Parliament power after February 27, 1967 to amend the Constitution so as to take away any of the fundamental rights of the people, but amendments made prior to that date and action taken pursuant to the amendments, both before and after February 27, 1967, were not to be deemed invalid, on the ground that they infringed the guarantee of fundamental rights. That being the true effect of the judgment in I. C. Golak Nath's case(1), the petitioner cannot be permitted to challenge the validity of the action taken under the provisions of the Maharashtra Act of 1961 on the ground that the action had been taken after February 27, 1967. In a later judgment of this Court in State of Maharashtra etc. v. Madhavrao Damodar Patilchand & Ors. etc.(1) the validity of the Maharashtra Act 27 of 1961 as amended by Act 13 of 1962 was challenged and this Court upheld the validity of the Maharashtra Act 27 of 1961 as originally enacted -and also the amendment made by Act 13 of 1962.

The petition fails and is dismissed. There will be no order as to costs.

V.P.S.

Petition dismissed.

(1) [1967] 2 S.C.R. 762.

(2) [1968] 3 S.C.R. 712 177