w w w . L a w y e r S e r v i c e s . i n



Incorporated Chit Funds Association Rep. by its Secretary A. Chitrarasu v/s State of Tamil Nadu Rep. by its Secretary, Department of Finance & Others


Company & Directors' Information:- L & T FINANCE LIMITED [Amalgamated] CIN = U65990MH1994PLC083147

Company & Directors' Information:- S P FINANCE PRIVATE LIMITED [Active] CIN = U65990MH1979PTC021790

Company & Directors' Information:- V L S FINANCE LIMITED [Active] CIN = L65910DL1986PLC023129

Company & Directors' Information:- L R N FINANCE LIMITED [Active] CIN = U65921TN1992PLC089288

Company & Directors' Information:- S M FINANCE LTD [Active] CIN = L65999TG1984PLC004526

Company & Directors' Information:- J R D FINANCE LTD [Active] CIN = L65999WB1993PLC058107

Company & Directors' Information:- B R D FINANCE LIMITED [Active] CIN = U65910KL1995PLC009430

Company & Directors' Information:- T C I FINANCE LIMITED [Active] CIN = U65920MH1973PLC017042

Company & Directors' Information:- A. V. B. FINANCE PRIVATE LIMITED. [Active] CIN = U65993DL1992PTC049818

Company & Directors' Information:- S M L FINANCE LIMITED [Active] CIN = U65910KL1996PLC010648

Company & Directors' Information:- S B FINANCE PVT LTD [Strike Off] CIN = U65921TG1988PTC008268

Company & Directors' Information:- INDIA FINANCE LTD. [Active] CIN = L65110WB1984PLC050214

Company & Directors' Information:- TAMIL NADU FINANCE LIMITED [Not available for efiling] CIN = L08031TZ1980PLC000972

Company & Directors' Information:- J J FINANCE CORPORATION LTD [Active] CIN = L65921WB1982PLC035092

Company & Directors' Information:- G V S FINANCE PVT LTD [Strike Off] CIN = U65921TG1988PTC008269

Company & Directors' Information:- G T P FINANCE LIMITED [Active] CIN = U65921TZ1991PLC003149

Company & Directors' Information:- S R K FINANCE PRIVATE LIMITED [Active] CIN = U65910UP1994PTC016038

Company & Directors' Information:- R N FINANCE LIMITED [Active] CIN = U74899DL1988PLC034289

Company & Directors' Information:- J R D FINANCE LTD [Active] CIN = U65999WB1993PLC058107

Company & Directors' Information:- C K G FINANCE PRIVATE LIMITED [Active] CIN = U65910KL1996PTC010147

Company & Directors' Information:- L N FINANCE LTD [Active] CIN = U65923WB1991PLC052876

Company & Directors' Information:- R K FINANCE LTD [Active] CIN = L65921WB1983PLC035896

Company & Directors' Information:- V P C L FINANCE LIMITED [Active] CIN = U65920TG1996PLC023172

Company & Directors' Information:- J S M FINANCE PVT LTD [Active] CIN = U74140MP1995PTC009542

Company & Directors' Information:- I & D FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1991PTC021369

Company & Directors' Information:- L N FINANCE PVT LTD [Active] CIN = U65929AS1992PTC003766

Company & Directors' Information:- N B A FINANCE LIMITED [Strike Off] CIN = U74899DL1993PLC052393

Company & Directors' Information:- T P D FINANCE LIMITED [Strike Off] CIN = U67120RJ1994PLC008051

Company & Directors' Information:- R G L FINANCE COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015809

Company & Directors' Information:- S K B FINANCE LIMITED [Amalgamated] CIN = U65999WB1996PLC082317

Company & Directors' Information:- J V FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC067873

Company & Directors' Information:- L C J FINANCE PVT. LTD. [Active] CIN = U65921WB1995PTC068809

Company & Directors' Information:- H L T FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921DL1996PTC078128

Company & Directors' Information:- R N C P FINANCE LTD. [Dissolved] CIN = U67120WB1995PLC072339

Company & Directors' Information:- T T FINANCE LIMITED [Amalgamated] CIN = U67120DL1986PLC023168

Company & Directors' Information:- V G N CHIT AND FINANCE COMPANY PRIVATE LIMITED. [Active] CIN = U65992MH1996PTC096987

Company & Directors' Information:- M M V R FINANCE LIMITED [Active] CIN = U65921TZ1997PLC007705

Company & Directors' Information:- D B FINANCE PRIVATE LIMITED [Active] CIN = U65191TN1989PTC016705

Company & Directors' Information:- C H P FINANCE PVT LTD [Active] CIN = U65921PB1992PTC012788

Company & Directors' Information:- S L N K CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TG2016PTC103641

Company & Directors' Information:- S L B P FINANCE PRIVATE LIMITED [Active] CIN = U74899DL1990PTC041694

Company & Directors' Information:- R S FINANCE PVT LTD [Active] CIN = U65191WB1988PTC044144

Company & Directors' Information:- I C FINANCE PRIVATE LIMITED [Active] CIN = U65921UP1989PTC011236

Company & Directors' Information:- V K FINANCE PVT LTD [Strike Off] CIN = U67120WB1991PTC052140

Company & Directors' Information:- S B CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TG1994PTC018737

Company & Directors' Information:- C AND N FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921DL1998PTC094290

Company & Directors' Information:- C D R FINANCE LIMITED [Strike Off] CIN = U65910TG1995PLC022237

Company & Directors' Information:- J R FINANCE LIMITED [Active] CIN = U65921PB1996PLC017699

Company & Directors' Information:- I C S FINANCE LIMITED [Strike Off] CIN = U65921TZ1987PLC001991

Company & Directors' Information:- S K L CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992KL2012PTC032807

Company & Directors' Information:- D D S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910DL1996PTC076165

Company & Directors' Information:- K V L FINANCE LIMITED [Strike Off] CIN = U65191TN1989PLC016715

Company & Directors' Information:- D A S FINANCE PVT LIMITED [Strike Off] CIN = U65921PB1993PTC012888

Company & Directors' Information:- U B FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC051300

Company & Directors' Information:- V L G FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910AP1997PTC027952

Company & Directors' Information:- E M S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921TZ1986PTC001789

Company & Directors' Information:- T D M FINANCE COMPANY PRIVATE LIMITED [Active] CIN = U65923KL1997PTC011601

Company & Directors' Information:- S. F. FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1996PTC018702

Company & Directors' Information:- D S L FINANCE PRIVATE LIMITED [Active] CIN = U65921TG1996PTC023898

Company & Directors' Information:- R D P FINANCE PRIVATE LIMITED [Active] CIN = U65929DL1997PTC089092

Company & Directors' Information:- S R K C FINANCE LIMITED [Amalgamated] CIN = U65999TZ1989PLC002445

Company & Directors' Information:- R K N FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC038377

Company & Directors' Information:- H A FINANCE PRIVATE LIMITED [Strike Off] CIN = U65993DL1987PTC027064

Company & Directors' Information:- V V A FINANCE LTD [Active] CIN = U65993WB1984PLC037171

Company & Directors' Information:- Y B FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921CH1996PTC017745

Company & Directors' Information:- D G L FINANCE LTD [Strike Off] CIN = U67120TG1993PLC015604

Company & Directors' Information:- C K T CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1996PTC007256

Company & Directors' Information:- M S R FINANCE PVT LTD [Strike Off] CIN = U65191TN1989PTC016789

Company & Directors' Information:- M A P CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1993PTC004193

Company & Directors' Information:- A P V CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1993PTC004385

Company & Directors' Information:- T R S CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1995PTC006655

Company & Directors' Information:- S S P FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1987PTC014526

Company & Directors' Information:- K L CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65900TG2016PTC109455

Company & Directors' Information:- C R N FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC062802

Company & Directors' Information:- CHIT CORPORATION OF TAMIL NADU LTD [Strike Off] CIN = U65991TN1984PLC010586

Company & Directors' Information:- S D CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1992PTC003737

Company & Directors' Information:- I FINANCE COMPANY LIMITED [Active] CIN = U67110DL2011PLC212268

Company & Directors' Information:- B S R CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1996PTC007208

Company & Directors' Information:- H AND Z FINANCE PRIVATE LIMITED [Active] CIN = U67190MH1995PTC093153

Company & Directors' Information:- Y AND K FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC019837

Company & Directors' Information:- S L P FINANCE PRIVATE LTD. [Strike Off] CIN = U65923DL1985PTC021970

Company & Directors' Information:- V M FINANCE LIMITED [Strike Off] CIN = U65910PB1996PLC018339

Company & Directors' Information:- D S K FINANCE LIMITED [Strike Off] CIN = U65910UP1988PLC010317

Company & Directors' Information:- G B V FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65110UP1988PTC010219

Company & Directors' Information:- B H FINANCE PRIVATE LIMITED [Strike Off] CIN = U65922KA1995PTC018390

Company & Directors' Information:- A TO Z FUNDS LIMITED. [Strike Off] CIN = U65992TZ1988PLC002165

Company & Directors' Information:- M .R .S . FINANCE LIMITED [Strike Off] CIN = U65929DL1995PLC067184

Company & Directors' Information:- H D FINANCE LTD [Strike Off] CIN = U67120DL1986PLC023675

Company & Directors' Information:- P R K FINANCE P LTD [Strike Off] CIN = U65191TN1995PTC033478

Company & Directors' Information:- A C CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1993PTC004413

Company & Directors' Information:- S V R CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1994PTC004896

Company & Directors' Information:- K C F CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1997PTC007978

Company & Directors' Information:- M M I CHIT PRIVATE LIMITED [Under Process of Striking Off] CIN = U65992KL2014PTC036343

Company & Directors' Information:- A S M CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1994PTC005304

Company & Directors' Information:- T AND C FINANCE LIMITED [Strike Off] CIN = U67120RJ1996PLC012576

Company & Directors' Information:- W S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65192UP1996PTC020243

Company & Directors' Information:- S A C FINANCE COMPANY PVT LTD [Active] CIN = U65999WB1985PTC039002

Company & Directors' Information:- S V A F CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65991TN1993PTC025061

Company & Directors' Information:- N S S CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1997PTC007983

Company & Directors' Information:- C C FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC037805

Company & Directors' Information:- S R B FINANCE LIMITED [Strike Off] CIN = U65910UP1988PLC010045

Company & Directors' Information:- P V FINANCE PRIVATE LIMITED [Strike Off] CIN = U65993DL1987PTC027270

Company & Directors' Information:- R V S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65990KA1995PTC018436

Company & Directors' Information:- K S CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TG1983PTC003785

Company & Directors' Information:- P AND B FINANCE PVT LTD [Strike Off] CIN = U99999MH1986PTC038841

Company & Directors' Information:- B B P FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1996PTC018183

Company & Directors' Information:- J AND M CHIT FUNDS PVT. LTD. [Strike Off] CIN = U65992TG1992PTC014795

Company & Directors' Information:- A E FINANCE PRIVATE LIMITED [Active] CIN = U65999TZ1990PTC002905

Company & Directors' Information:- FINANCE AND FUNDS PVT LTD [Strike Off] CIN = U65921PB1967PTC002698

Company & Directors' Information:- N V S CHIT FUNDS AND FINANCE PRIVATE LIMITED [Strike Off] CIN = U65992TG1986PTC006408

Company & Directors' Information:- K S CHIT FUNDS PVT LTD [Strike Off] CIN = U65992TG1988PTC008328

Company & Directors' Information:- Y AND Y CHIT PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC030533

Company & Directors' Information:- J. P. C. CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC004922

Company & Directors' Information:- T S K CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65991TN1987PTC015172

Company & Directors' Information:- S K N CHIT FUNDS P LTD [Strike Off] CIN = U65991TN1996PTC034511

Company & Directors' Information:- L R FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65910UP1988PTC009758

Company & Directors' Information:- M. G. CHIT AND FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65992DL1984PTC017762

Company & Directors' Information:- S B M FINANCE LIMITED [Strike Off] CIN = U65921PB1994PLC014374

Company & Directors' Information:- T A S FINANCE PVT LTD [Strike Off] CIN = U65191TN1990PTC018654

Company & Directors' Information:- B P R CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC004771

Company & Directors' Information:- L M R CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC005056

Company & Directors' Information:- K S P CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TZ1995PTC005783

Company & Directors' Information:- R M P CHIT FUNDS PRIVATE LIMITED [Under Process of Striking Off] CIN = U65992TZ1993PTC004345

Company & Directors' Information:- K S A CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992TN2010PTC078317

Company & Directors' Information:- S M V CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC005540

Company & Directors' Information:- D AND O FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC054788

Company & Directors' Information:- H R P FINANCE PRIVATE LIMITED [Strike Off] CIN = U65921PB1995PTC015715

Company & Directors' Information:- P T R FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1989PTC016795

Company & Directors' Information:- CHIT FINANCE PRIVATE LIMITED [Strike Off] CIN = U99999MH1966PTC013572

Company & Directors' Information:- B & S FINANCE PVT LTD [Strike Off] CIN = U65191TN1988PTC015491

Company & Directors' Information:- S K B CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U66000DL2007PTC165223

Company & Directors' Information:- P N Y CHIT FUNDS PVT LTD [Strike Off] CIN = U65992HR1996PTC033050

Company & Directors' Information:- H S B FINANCE PVT LTD [Strike Off] CIN = U67120RJ1996PTC012119

Company & Directors' Information:- C J N CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1993PTC004387

Company & Directors' Information:- D L S CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC005351

Company & Directors' Information:- A R D K. CHIT PRIVATE LIMITED [Strike Off] CIN = U74899DL1990PTC042347

Company & Directors' Information:- J D S CHIT PVT LTD [Strike Off] CIN = U65992HR1994PTC032336

Company & Directors' Information:- K 4 P ASSOCIATION [Active] CIN = U01407KL2014NPL037090

Company & Directors' Information:- M V M CHIT FUNDS PRIVATE LIMITED [Active] CIN = U65992KL2001PTC015091

Company & Directors' Information:- M. J. S. FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1971PTC003049

Company & Directors' Information:- K N R CHIT PRIVATE LIMITED [Strike Off] CIN = U65992TZ1994PTC004852

Company & Directors' Information:- S L CHIT FUNDS PVT LTD [Not Available for eFiling] CIN = U65992AP1966PTC001137

Company & Directors' Information:- K S V CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TG1996PTC025226

Company & Directors' Information:- A R FINANCE PVT LTD [Strike Off] CIN = U65921PB1989PTC009778

Company & Directors' Information:- K G FINANCE LIMITED [Strike Off] CIN = U65910TZ1982PLC001219

Company & Directors' Information:- M M CHIT FUNDS PRIVATE LIMITED [Under Process of Striking Off] CIN = U67120TN1980PTC008542

Company & Directors' Information:- S AND Z FINANCE PRIVATE LIMITED [Strike Off] CIN = U65923PN1997PTC106520

Company & Directors' Information:- H S N FINANCE PVT LTD [Strike Off] CIN = U67120PB1993PTC013900

Company & Directors' Information:- G N FINANCE PVT LTD [Strike Off] CIN = U65990MH1981PTC024294

Company & Directors' Information:- P N M CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1955PTC000149

Company & Directors' Information:- N G S CHIT FUNDS PVT LTD [Strike Off] CIN = U65110TN1987PTC014028

Company & Directors' Information:- M K R CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992TZ1965PTC000547

Company & Directors' Information:- S R S CHIT FUNDS PRIVATE LIMITED [Strike Off] CIN = U65992KA1975PTC002728

Company & Directors' Information:- C S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910GJ1987PTC009799

    W.P. No. 34792 of 2018 & W.M.P. No. 40352 of 2018

    Decided On, 01 December 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE CHIEF JUSTICE MR. A.P. SAHI & THE HONOURABLE MR. JUSTICE SENTHILKUMAR RAMAMOORTHY

    For the Petitioner: A. Muthukumar, Advocate. For the Respondents: T.M. Pappiah, Spl. Govt. Pleader.



Judgment Text

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India to issue a Writ of declaration declaring the Government Order in G.O.Ms.No.176, Commercial Taxes and Registration (G), dated 29.11.2017 and published in the Tamil Nadu Government Gazette Part III Section 1(a) dated 13.12.2017 for amending the Appendix II to the Tamil Nadu Chit Fund Rules 1984 as arbitrary, capricious and unconstitutional.)Senthilkumar Ramamoorthy, J.1. Appendix II of the Tamil Nadu Chit Fund Rules, 1984 (the TN Chit Funds Rules) was substituted by an amendment thereto which was effected by G.O.Ms.No.176, Commercial Taxes and Registration (G), dated 29.11.2017 in exercise of powers conferred by Section 89 read with Section 62 and 63 of the Chit Funds Act, 1982 (the Chit Funds Act). The said amendment is challenged in this writ petition on the ground that it is arbitrary, capricious and unconstitutional. Although the amendments to Appendix II as a whole are challenged in the writ petition, at the time of hearing, the learned counsel for the Petitioner confined the challenge to the amendment to Clause 12 of the Appendix which deals with disputes before the Arbitrator. Previously, the fee payable by the Petitioner was Rs.30/- for every thousand or part thereof of the amount of claim in dispute. By the impugned amendment, the fee was increased to Rs.50/- for every thousand or part thereof of the amount of claim in dispute. In other words, the fee was increased from 3% of the amount claimed to 5% of the amount claimed. The said increase is challenged on the ground that it is an exorbitant increase which would cause immense hardship whether the claim is made by the foreman or by the subscribers to a chit fund. In this regard, it is submitted that the jurisdiction of the civil court has been ousted under the Chit Funds Act. If parties were in a position to approach the civil court, the court fee would be 3% of the amount claimed, whereas, as a result of the amendment, the court fee is 5% of the amount claimed. In fact, if filed in the High Court, the court fee would be only 1% of the amount claimed. Therefore, the Petitioner has challenged the amendment to Appendix II of the TN Chit Funds Rules.2. We heard Mr.A.Muthukumar, the learned counsel for the Petitioner and Mr.T.M.Pappiah, the learned Special Government Pleader for the Respondents.3. Mr.Muthukumar submitted that he is confining the challenge to the amendment to Clause 12 of Appendix II which deals with fees for raising a dispute before the Arbitrator. He pointed out that the chit fund business is a low margin business and therefore the imposition of a fee at 5% of the amount claimed is arbitrary and would cause considerable hardship to parties who intend to raise a dispute by way of arbitration. He invited the attention of the Court to Section 64 of the Chit Funds Act which deals with disputes relating to the chit business. He pointed out that a claim by or against the foreman for any debt due from a subscriber or from the foreman would lie before the arbitrator. Similarly, a claim by a surety from the principal borrower in respect of a loan advanced by a foreman and recovered from the surety would also lie before the arbitrator. Likewise, claims arising out of refusal or failure by a subscriber or legal heirs or representatives of a deceased subscriber to deliver possession to a foreman of land in respect of surety offered would also lie within the scope of arbitration under Section 64. Under Section 64(3), the jurisdiction of the civil court is ousted in respect of the dispute specified in Sub Section (1) of Section 64. Therefore, Mr.Muthukumar submitted that but for Section 64(3) an aggrieved person could have approached the civil court by paying a court fee at 3% of the amount claimed. Instead, such person is constrained to approach the arbitrator and, as a result of the impugned amendment, becomes liable to pay ad valorem fees at 5% of the amount claimed. The next contention of Mr.Muthukumar is that the impugned amendment has been made under Section 62 and 63 of the Chit Funds Act. Section 62 deals with inspection of documents in the Registrar's Office. Although section 63 deals with levy of fees, he contended that it does not deal with the levy of fees in relation to a dispute before the arbitrator under the Chit Funds Act. Even with regard to the rule making power under Section 89 of the Chit Funds Act, he submitted that the power under Section 89(2)(k) is limited to the fees payable under Section 63 and it does not extend to fees in respect of a dispute under Section 64.4. In support of his submissions, he relied upon the judgment of the Hon'ble Supreme Court in Krishi Upaj Mandi Samiti and others v. Orient Paper and Industries Ltd (1995) 1 SCC 655 (Krishi Upaj Mandi Samiti). On the basis of the said judgment, he contended that it is necessary that quid pro quo should be established as between the service rendered and fee collected. In particular, he referred to paragraph 21 of the said judgment, wherein the Hon'ble Supreme Court formulated the principles pertaining to the imposition of a fee and the difference between a tax and a fee. In the present case, he pointed out that there is no correlation between the service provided by the Registrar of Chit Funds and the fees levied for the resolution of disputes. In particular, there is no justification for the exorbitant increase in fee from 3% of the amount claimed to 5% of the amount claimed. The learned counsel also raised an ancillary submission to the effect that the Arbitration and Conciliation Act, 1996 (the A&C Act) contains model fees under the 4th Schedule. As per the 4th Schedule, depending upon the aggregate value of the claim, a maximum of 3 1/2% of the amount claimed is prescribed. By contrast, he submitted that Clause 12 of Appendix II imposes an ad valorem fee of 5%.5. On the contrary, Mr.Pappiah submitted that the last revision of fees was in the year 2011. Therefore, there is an interval of six years between the previous fee revision and the current fee revision. In the interregnum, there has been considerable inflation and the expenditure of the Registrar of Chit Funds has increased manifold, thereby justifying and necessitating the fee revision. By drawing reference to the counter affidavit, he pointed out that out of the 8886 chit fund related arbitration cases that were filed in Tamil Nadu in the year 2017 – 2018, 8882 cases were filed by the foreman against the subscribers or sureties and only four cases were filed by the subscribers/sureties. Therefore, in all the cases filed by the foreman, summons were issued to the defaulting subscribers/sureties and to the witnesses. Besides, whenever the subscriber/surety is not traceable, paper publications are made in reputed dailies. In cases wherein it is necessary to attach property, orders of attachment before judgment are issued and the attachment order is served to the Sub Registrar concerned. In effect, Mr.Pappiah contends that there is no doubt that services are provided by the Registrar of Chit Funds in relation to the resolution of disputes. Therefore, there is broad correlation as between the fee collected and the service rendered.6. With regard to the power to frame and amend the Rules, he pointed out that Section 89 of the Chit Funds Act confers power on the State Government to make rules in consultation with the Reserve Bank of India. Under Section 89(2), the rule making power extends to the fee payable under Section 63, the procedure to be followed by the Registrar or his nominee for settling disputes under Section 64 and any other matter for which rules should be prescribed. He also submits that on a combined reading of Sections 63,64, 89 and Rules 45 to 47, it is beyond doubt that the State Government is empowered to frame rules in respect of the fee payable either for the settlement of disputes or for the various activities that are dealt with in Appendix II. For all these reasons, he submits that the writ petition is liable to be rejected.7. We considered the submissions of the learned counsel for the respective parties and examined the materials on record.8. The principal question that arises for consideration is whether the impugned amendment is liable to be struck down as unconstitutional. In order to decide this question, it is necessary to examine whether the State Government was empowered to frame the amended rules relating to the levy of fees. Section 63,64 and 89 of the Chit Funds Act are relevant in this regard. Therefore, the said Sections are set out here under:“63. Levy of fees.—(1) There shall be paid to the Registrar such fees as the State Government may, from time to time, prescribe for,—(a) the issue of previous sanction under section 4;(b) the filing of the chit agreement with the Registrar and the registration of the chit under section 7;(c) the filing of a declaration with the Registrar and the grant of a certificate of commencement under section 9;(d) the filing of copies of documents under any of the provisions of this Act;(e) the audit of the accounts of the foreman under section 61;(f) the inspection of documents under section 62;(g) the obtaining of certified copies or extracts of documents and records under section 62; and(h) such other matters as may appear necessary to the State Government.(2) A table of fees prescribed under sub-section (1) shall be exhibited on a notice-board in the office of the Registrar.”“64. Disputes relating to chit business.— (1) Notwithstanding anything contained in any other law for the time being in force, any dispute touching the management of chit business shall be referred by any of the parties to the dispute, to the Registrar for arbitration if each party thereto is one or the other of the following, namely:—(a) a foreman, a prized subscriber or a non-prized subscriber, including a defaulting subscriber, past subscriber or a person claiming through a subscriber, or a deceased subscriber to a chit;(b) a surety of a subscriber, past subscriber, or a deceased subscriber.Explanation—For the purposes of this sub-section, a dispute touching the management of a chit business shall include,(i) a claim by or against a foreman for any debt or demand due to him from a subscriber, or due from him to a subscriber, past subscriber or the nominee, heir or legal representative of a deceased subscriber whether such debt or demand is admitted or not;(ii) a claim by a surety for any sum or demand due to him from the principal borrower in respect of a loan by a foreman and recovered from the surety owing to the default of the principal borrower, whether such sum or demand is admitted or not; and(iii) a refusal or failure by a subscriber, past subscriber or the nominee, heir or legal representative of a deceased subscriber to deliver possession to a foreman of land or any other asset resumed by him for breach of conditions of the assignment.(2)Where any question arises as to whether any matter referred to for the award of the Registrar is a dispute or not for the purposes of sub-section (1), the same shall be decided by the Registrar whose decision thereon shall be final.(3)No civil court shall have jurisdiction to entertain any suit or other proceedings in respect of any dispute referred to in sub-section (1).89. Power to make rules.— (1) The State Government may, in consultation with the Reserve Bank, by notification in the Official Gazette, make rules for giving effect to the provisions of this Act.(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:—(a) the form and manner in which an application for obtaining the previous sanction may be made under sub-section (2) of section 4;(b)the additional particulars that a chit agreement may contain under clause (q) of sub-section (1) of section 6;(c)the particulars that may be included in the minutes of the proceedings of a draw under section 17;(d) the method of valuation by the Registrar in a grain chit for the purpose of furnishing security under section 20;(e) the procedure that may be followed by the Registrar in releasing the security furnished by the foreman under section 20;(f) the registers and books and the form in which such registers and books may be maintained by the foreman under section 23;(g) the time within which the balance-sheet and the profit and loss account in respect of a chit business shall be filed under section 24;(h) the rate at which interest shall be payable on the defaulted instalments by a defaulted subscriber under section 28;(i) the particulars that may be included in an application for the winding up of chits under section 49;(j)the procedure to be followed for the winding up of chits under Chapter X;(k) the fees payable under section 63;(l) the auditing of balance-sheet and the profit and loss accounts of chit business and the issue of audit certificates;(m) the form and manner in which a dispute shall be referred to the Registrar under section 64;(n) the procedure to be followed by the Registrar or his nominee for settling the disputes referred to him under section 64;(o) the matters referred to in clause (f) of sub-section (1) of section 67;(p) the conditions subject to which and the amount on the payment of which composition of offences may be made under section 81;(q) the form and manner in which an appeal may be preferred under this Act and the fees payable for such appeal;(r) the issue and service of notices or other process under this Act;(s)the procedure for, and the manner of, receiving any sum payable under this Act;(t)any other matter which is required to be or may be prescribed.(3)Every rule made under this section shall be laid, as soon as may be after it is made, before each House of the State Legislature where it consists of two Houses, or, where such Legislature consists of one House, before the House.”Upon perusal of the aforesaid Sections, we find that Section 63 enables the State Government to prescribe payment of fees to the Registrar in respect of various matters set out in Clauses 'a' to 'h' of Sub-section (1) of Section 63. Clause 'h' is the residuary clause which deals with such other matters as may appear necessary to the State Government. Section 64 deals with disputes relating to the chit business and encompasses disputes between a foreman (the person who represents the Chit Funds) and a subscriber or surety. Section 66 provides for the settlement of disputes either by the Registrar himself or by a person appointed by him. Section 89 (1) empowers the State Government to make rules to give effect to the provisions of the Act in consultation with the Reserve Bank of India. Thus, Sub-section (1) of Section 89 is couched in wide terms and the only limitation is that the rule should be for the purposes of giving effect to the provisions of the Chit Funds Act. Sub-section (2) thereof is without prejudice to the generality of Sub-section (1). Clause 'k' of Sub-section (2) enables the State Government to frame rules relating to the fees payable under Section 63. Clause 'm' enables the framing of rules relating to the form and manner in which a dispute shall be referred to the Registrar under Section 64. Clause 'n' enables the framing of rules in respect of the procedure to be followed by the Register or his nominee for settling the disputes referred to him under Section 64. Clause 'q' enables the framing of rules in respect of the form and manner in which an appeal may be preferred under the Chit Funds Act and the fees payable for such appeal. Clause 's' pertains to framing of rules in respect of the procedure for, and the manner of, receiving any sum payable under this Act. Clause 't' is the residuary clause and enables the framing of rules in respect of any other matter which is required to be or may be prescribed. Upon consideration of Sections 63,64,66 and 89 cumulatively, in our view, the State Government, undoubtedly, has the power to frame rules in relation to the fixation of fees for the resolution of disputes under Section 64 of the Chit Funds Act. In this connection, it is also pertinent to note that the challenge by the Petitioner is only to the increase in fees from 3% to 5% ad valorem.9. The next issue to be considered is whether the fee is unconstitutional because it is in the nature of a tax or is otherwise arbitrary. The law on this issue is no longer res integra. The traditional and classical distinction between a tax and fees no longer holds the field, and the law requires no more than a broad correlation as between services provided and fees charged. Instead of multiplying authorities on this issue, it is sufficient to refer to the judgment of the Hon'ble Supreme Court in Krishi Upaj Mandi Samiti , which was referred to by the learned counsel for the Petitioner. As stated earlier, the Hon'ble Supreme Court captured the relevant principles in paragraph 21. For the purposes of this case, it is sufficient to reproduce Clause 7 of paragraph 21, which is as under:“(7) It is not a postulate of a fee that it must have relation to the actual service rendered. However, the rendering of service has to be established. The service, further, cannot be remote. The test of quid pro quo is not to be satisfied with close or proximate relationship in all kinds of fees. A good and substantial portion of the fee must, however, be shown to be expended for the purpose for which the fee is levied. It is not necessary to confer the whole of the benefit on the payers of the fee but some special benefit must be conferred on them which has a direct and reasonable correlation to the fee. While conferring some special benefits on the payers of the fees, it is permissible to render service in the general interest of all concerned. The element of quid pro quo is not possible or even necessary to be established with arithmetical exactitude. But it must be established broadly and reasonably that the amount is being spent for rendering services to those on whom the burden of the fee falls. There is no postulate of a fee that it must have a direct relation to the actual services rendered by the authorities to each individual to obtain the benefit of the service. The element of quid pro quo in the strict sense is not always a sine qua non for a fee. The element of quid pro quo is not necessarily absent in every tax. It is enough if there is a broad, reasonable and general corelationship between the levy and the resultant benefit to the class of people on which the fee is levied though no single payer of the fee receives direct or personal benefit from those services. It is immaterial that the general public may also be benefited from some of the services if the primary service intended is for the payers of the fees.”10. Thus, it is clear that it is sufficient if the rendering of service and a broad correlation as between the service and the fees is established. Upon perusal of Sections 64, 66 to 72 of the Chit Funds Act, the substantial role of the Registrar of Chit Funds in the resolution of disputes is evident. In addition, the Respondents have set out the services provided by t

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he Registrar as regards resolution of disputes in paragraph 7 of the counter affidavit. The learned counsel for the Petitioner is unable to dispute the fact that such services are provided by the Registrar of Chit Funds. As such, the requirement of the provision of services and a broad correlation as between the service rendered and the fee charged is established. In addition, Mr.Pappaiah pointed out that the previous revision was in the year 2011 and that the present revision is made after an interval of six years on account of the increase in costs in the interregnum. He further submitted that such increase was decided upon as a policy decision after taking into consideration all relevant and material facts. In our view, the said contention is well founded and liable to be accepted.11. The contention of the learned counsel for the Petitioner is that a 3% court fee is being levied in the civil courts in Tamil Nadu and that, therefore, the levy of 5% ad valorem fee is arbitrary. The said contention is untenable because the Chit Funds Act provides for the speedy resolution of disputes and the nature of services provided under the Chit Funds Act cannot be compared with or equated with that of civil courts. Similarly, the amendment to Appendix II cannot be said to be arbitrary merely because Schedule IV of the A&C Act provides for a lower percentage of ad valorem fees. Typically, the amount claimed in arbitration proceedings under the A&C Act is much larger than the amounts claimed in proceedings under the Chit Funds Act. Therefore, a comparison of the ad valorem fee percentage as between arbitration under the A&C Act and the Chit Funds Act is invidious and untenable. Hence, it cannot be said that the equality clause of the Constitution is violated.12. For the reasons aforesaid, we are of the view that the Petitioner has completely failed to make out a case to declare the amendment to Appendix II of the Tamil Nadu Chit Funds Rules as unconstitutional.13. In the result, the challenge fails and the writ petition is dismissed. Consequently, the connected miscellaneous petition is closed. No costs.
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