Mobile View
Main Search Advanced Search Disclaimer
User Queries
View the actual judgment from court
Jharkhand High Court
Br.Manager,Hazaribag Branch,In vs Anand Prakash Handa on 20 June, 2011
IN THE HIGH COURT OF JHARKHAND AT RANCHI      
                  W.P. (C) No. 1359 of 2011

 Branch Manager, Hazaribag Branch, National Insurance Co. Ltd.
                                                      ...... Petitioner
                               Versus 
 Anand Prakash Handa                                  ...... Respondent
                              ­­­­­­­­­
 CORAM:  HON'BLE MR. JUSTICE D.N. PATEL  
                              ­­­­­­­­­
For the Petitioner                    :  Mr. Alok Lal, Advocate
For the Respondent                    :
                              ­­­­­­­­­
                th
 05/Dated: 20    June, 2011
                                  

1.

  The present petition has been preferred against the order passed by the  Permanent Lok Adalat, Hazaribag in P.L.A. Case No. 21 of 2010 dated 14th  January, 2011 mainly on the ground that the Permanent Lok Adalat has no  power, jurisdiction and authority to decide the dispute between the parties,  on merits, since never any consent in writing was given by the petitioner  before the Permanent Lok Adalat.

2.   Moreover, learned counsel for the petitioner has relied upon Section 22­ C   of the Legal Services Authorities  Act, 1987 and has  pointed out that  there is gross violation of Section 22­C (4) as well as Section 22­C (7 & 8)  of the Act, 1987 and, therefore, the award passed by the Permanent Lok  Adalat, Hazaribag deserves to be quashed and set aside. 

3.  Learned counsel for the petitioner has also relied upon several decisions  including the decision rendered by this Court in W.P. (C) No. 2477 of 2008  decided on 26th  April, 2010 and submitted that in view of the aforesaid  decision   also,   the   Permanent   Lok   Adalat   has   no   power,   jurisdiction   and  authority to decide the dispute between the parties and is not supposed to  adjudicate the dispute, without there being any consent by the parties, in  writing.

4.   Notice for final disposal of this writ petition upon the respondent was  issued by this Court on 6th May, 2011 and the affidavit has been filed by the  officer of the petitioner that the respondent has refused to accept the notice  of this Court.

5.     In   view   of   this   affidavit   dated   13th  May,   2011,   it   appears   that   the  respondent is served.

    ­2­

6.     Having   heard   learned   counsel   for   the   petitioner   and   looking   to   the  award passed by the Permanent Lok Adalat, Hazaribag in P.L.A. Case No. 21  of   2010,   it   has   been   held   that   the   case   is   maintainable   before   the  Permanent Lok Adalat. The petitioner has objected about the jurisdiction  and authority of the Permanent Lok Adalat. It appears from the ratio laid  down in the aforesaid case that the Permanent Lok Adalat has no power,  jurisdiction and authority to decide the dispute, on merits without there  being   any   consent   by   the   petitioner.   The   predominant   role   of   the  Permanent Lok Adalat is of a conciliator and not of an adjudicator. It has  been held by this Court in W.P. (C) No. 2477 of 2008 dated 26th April, 2010  that the Permanent Lok Adalat can decide the dispute, on merits only when  there is consent, in writing, by the parties, to the dispute. For the reasons  stated in the aforesaid writ petition, the order passed by the Permanent Lok  Adalat, Hazaribag in P.L.A. Case No. 21 of 2010 dated 14th January, 2011 is,  hereby, quashed and set aside.

7.   Whenever certified copy of this  judgment is demanded by anyone, I  hereby   direct   the   Registry   to   supply   the   certified   copy   of   the   judgment  passed by this Court in W.P. (C) No. 2477 of 2008 decided on 26 th  April,  2010.

8.   The petition is, hereby, allowed and disposed of.

                             (D.N. Patel, J.) Ajay/