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Perunthalaivar Kamarajar Institute of Maritime Science and Engineering,Represented by its Chief Executive Officer, Chidambaram v/s The Director General of Shipping & Another


Company & Directors' Information:- SHIPPING CORPORATION OF INDIA LIMITED [Active] CIN = L63030MH1950GOI008033

Company & Directors' Information:- G R SHIPPING PRIVATE LIMITED [Active] CIN = U61100MH1990PTC058666

Company & Directors' Information:- M R SHIPPING PRIVATE LIMITED [Active] CIN = U63032MH2008PTC185621

Company & Directors' Information:- K C R SHIPPING COMPANY LIMITED [Strike Off] CIN = U35111TN1983PLC009801

Company & Directors' Information:- G & K SHIPPING PVT LTD [Active] CIN = U67200WB1967PTC027095

Company & Directors' Information:- D D MARITIME PRIVATE LIMITED [Active] CIN = U63012GJ2012PTC071262

Company & Directors' Information:- CHIDAMBARAM PRIVATE LIMITED [Active] CIN = U92411GJ1960PTC000945

Company & Directors' Information:- S R S SHIPPING PRIVATE LIMITED [Active] CIN = U63090TN2006PTC059161

Company & Directors' Information:- O N S MARITIME PRIVATE LIMITED [Active] CIN = U35110DL2009PTC186521

Company & Directors' Information:- GENERAL ENGINEERING PRIVATE LTD [Strike Off] CIN = U45203AS1992PTC003782

Company & Directors' Information:- A K SHIPPING PRIVATE LIMITED [Active] CIN = U74120MH2011PTC225063

Company & Directors' Information:- S B K SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63090TN2000PTC045291

Company & Directors' Information:- M S A SHIPPING PRIVATE LIMITED [Active] CIN = U63010TN2008PTC068185

Company & Directors' Information:- P. K. SHIPPING PRIVATE LIMITED [Strike Off] CIN = U61200WB2008PTC130755

Company & Directors' Information:- GENERAL MARITIME INDIA PRIVATE LIMITED [Active] CIN = U61100TG2008PTC059887

Company & Directors' Information:- D D SHIPPING PRIVATE LIMITED [Active] CIN = U63040DL1996PTC080417

Company & Directors' Information:- G T SHIPPING PRIVATE LIMITED [Strike Off] CIN = U35110MH2003PTC141432

Company & Directors' Information:- S S M SHIPPING CO PRIVATE LIMITED [Strike Off] CIN = U61100KA1981PTC004350

Company & Directors' Information:- D F L SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63090MH2000PTC129126

Company & Directors' Information:- H AND T SHIPPING INDIA PVT LTD [Strike Off] CIN = U63103DL2000PTC107166

Company & Directors' Information:- GENERAL ENGINEERING CORPORATION LTD [Active] CIN = U99999MH1928PLC001400

Company & Directors' Information:- M S MARITIME PRIVATE LIMITED [Active] CIN = U74120MH2014PTC256470

Company & Directors' Information:- H. F. SHIPPING PRIVATE LIMITED [Active] CIN = U61200WB2012PTC171818

Company & Directors' Information:- S P MARITIME PRIVATE LIMITED [Strike Off] CIN = U35111WB1999PTC089195

Company & Directors' Information:- P 3 SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63000MH2009PTC189817

Company & Directors' Information:- S 2 S MARITIME PRIVATE LIMITED [Strike Off] CIN = U63012MH2006PTC164253

Company & Directors' Information:- R K SHIPPING PRIVATE LIMITED [Active] CIN = U63090MH1995PTC095086

Company & Directors' Information:- G L S SHIPPING PRIVATE LIMITED [Active] CIN = U63090MH2005PTC157110

Company & Directors' Information:- A. Y. SHIPPING PRIVATE LIMITED [Strike Off] CIN = U74120MH2014PTC254578

Company & Directors' Information:- R AND H SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63013DL2005PTC139777

Company & Directors' Information:- B. S. SHIPPING PRIVATE LIMITED [Active] CIN = U63000GJ2010PTC059768

Company & Directors' Information:- S G SHIPPING PRIVATE LIMITED [Active] CIN = U61100CH2021PTC043567

Company & Directors' Information:- S A L SHIPPING PVT LTD [Strike Off] CIN = U61100DL1988PTC031000

Company & Directors' Information:- N S SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63090MH2000PTC126397

Company & Directors' Information:- V B MARITIME COMPANY PRIVATE LIMITED [Strike Off] CIN = U61100MH1980PTC023221

Company & Directors' Information:- K R T SHIPPING COMPANY PRIVATE LIMITED [Strike Off] CIN = U63032MH1995PTC091728

Company & Directors' Information:- A P M SHIPPING PRIVATE LIMITED [Strike Off] CIN = U63090MH1998PTC115991

Company & Directors' Information:- INDIA GENERAL ENGINEERING COMPANY LIMITED [Under Liquidation] CIN = U99999MH1955PLC009687

    W.A. No. 962 of 2020 & CMP No. 11642 of 2020

    Decided On, 29 October 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 Appellant: A. Thiyagarajan, Senior Counsel D. Veerasekaran, R1, G. Karthikeyan, Asst. Solicitor General of India.



Judgment Text

(Prayer: Appeal filed under Clause 15 of Letters Patent to set aside the order passed by this Court in W.P No. 6988 of 2020 dated 06.08.2020.)A.P. Sahi, J.1. Heard Mr.A.Thiyagrajan, learned Senior Counsel for the appellant and Mr.G.Karthikeyan, learned Assistant Solicitor General for the first respondent.2. The appellant Institute approached this Court before the learned Single Judge for a mandamus to direct the first respondent to reopen E-Samudra online portal for two days to enable the appellant to upload all the data relating to the General Purpose Rating Course commencing from 01.07.2019 to 31.12.2019.3. It may be pointed out that the said request had been moved on 17.07.2019 by the appellant and on 01.08.2019, the appellant is stated to have been informed by the first respondent about the completion of the deficiency of swimming pool in respect of the course in question.4. The writ petition was filed in March 2020. It is significant to note that there was a show cause notice issued to the appellant on 06.08.2019 with regard to other deficiencies in respect of other courses and the show cause indicated that on account of such deficiencies the first respondent was proposing to blacklist and cancel the affiliation of the Institution. A reply was called for, that was submitted and the Institution was disaffiliated finally by order dated 06.01.2020 which order has been challenged separately by the appellant in W.P.No.1600 of 2020, and is pending before this court.5. The dispute in the present matter pertains to the approval of the course relating to Training for General Purpose Ratings. It is undisputed that there was an approval existing in respect of the course that was valid till 30.06.2019. The appellant admitted students for the next batch with effect from 01.07.2019 and it is the contention of the respondents that this admission or running of the course by the appellant Institute was invalid, as there was no approval beyond 30.06.2019.6. In the background aforesaid, the writ petition was filed in March 2020 for a mandamus in order to enable the appellant Institute to cover up the aforesaid deficit, as during the meantime, the appellant Institute had also sent the list of candidates to the second respondent for conducting their examinations. The candidates sent up by the appellant in respect of the aforesaid course did appear in the examinations and 74 of them cleared the same. The results of the said examinations were also declared. The appellant Institution, therefore, came up before this Court contending that the first respondent will be presumed to have granted approval to the said course as the students had been allowed to appear in the examinations and their results had also been declared.7. Learned Senior Counsel for the appellant has relied on the following judgments, in support of his submissions:(a) The State of Orissa vs. Madan Gopal Rungta, AIR 1952 SC 12;(b)Krishna Priya Ganguly and Others vs. University of Lucknow and Others, (1984) 1 SCC 307;(c) K.A.Selvanachi and Anr. vs. Dr.S.R.Sekar and Anr., (2003) 1 CTC 745;(d) M/s.Servo Packaging Ltd., vs. The Customs, Excise and Service Tax Appellate Tribunal and Anr., (2016) 340 ELT 6;(e) Govind Chandra Tiria vs. Sibaji Charan Panda and Others; (2020) 3 SCC 803; and(f) Judgment of Madras High Court in the case of Rajaram Johra vs. Commissioner of Customs and Anr., C.M.A.No.2683 of 2016 decided on 19.09.2018.The matter was contested by the first respondent as well as by the second respondent. The first respondent in the counter-affidavit categorically indicated that this conduct of the examinations or the course which was imparted to the students was without any approval and therefore, no relief can be granted and it was further submitted that the candidates should be permitted to undertake the said training course afresh in some recognised Institute in order to save their career.8. The second respondent also filed a counter-affidavit and in paragraph 13, it has been stated as follows:β€œ13. This Respondent states that it issued Admit Cards for 80 Students on payment of a sum of Rs.1,36,000/- as Examination Fee by the respective Candidates. This Respondent also confirms that the filled-in Application Forms were sent by the Writ Petitioner to the 2nd Respondent's Office. During the month of December, 2019, Examinations were conducted and Results were published in January, 2020. The results have been published by the 1st respondent. The same has been sent to the petitioner along with the individual Pass Certificates of the candidates. The candidates are therefore fully aware of their results and have not approached this Hon'ble Court with any grievance against this Respondent.”The second respondent, however, in paragraphs 17 to 19 stated as follows:β€œ17. When the petitioner has filed another Writ Petition challenging the Cancellation Order dated 06.01.2020, it has not obtained any interim relief in that Writ Petition. It has instead sought for directions in this Writ Petition. The Petitioner is clearly using the case of the Students, who are not parties to the Writ petition, to advance its case. The Petitioner, having failed to obtain Interim Orders in W.P.No.1600 of 2020, will have to canvass its case in that Writ petition and not take its chance by filing this Writ Petition. This Respondent is made a party in this Writ Petition only to lend credibility to this exercise. This Respondent has nothing to do with the relief sought in the Writ Petition but is still made a party only to justify this colourable exercise.18. The aggrieved parties are the Students, who have passed out the Examination conducted by the 2nd Respondent. On that basis, Certificates have been issued by the 2nd Respondent. They have not questioned the uploading of their names in the 'ESAMUDRA' website of the 1st Respondent. They have also not given any representation to the 1st Respondent as well as to the 2nd Respondent as evident from the affidavit filed by the Writ Petitioner. Therefore, the Petitioner cannot take the grievance of third party in this Writ petition as their rights are not affected.19. It is pertinent to note that this Respondent is only a Board of Examiners to conduct and declare the Results of the Candidates beyond which the 2nd Respondent has no role to play. The 1st Respondent alone has to be addressed for any grievance of the Writ Petitioner. The 'E-SAMUDRA' Portal is created by the 1st Respondent and maintained by them as to the Opening and Closing of the website regarding Registration of Candidates after their passing out. This Respondent does not have any access to monitor the 'E-SAMUDRA' Portal.”9. It is, thus, clear that it was the appellant which had sent the application forms to the second respondent during the month of December 2019 whereafter the examinations were conducted by it and the results were published in January, 2020.10. Mr.Thiagarajan, learned Senior Counsel, contended that this was done with the endorsement of the first respondent. This fact has been refuted by Mr.Karthikeyan, learned Assistant Solicitor General and from the records that have been placed before us, we do not find either any explicit or tacit consent of the first respondent allowing the appellant Institute either to send the application forms for getting the examinations of the candidates conducted nor is there any document on record to establish that the first respondent had directly or indirectly permitted the appellant to either run the course or get the examinations of the students held. In such view of the matter, when the course itself was not approved, we cannot infer an implied approval on the arguments so advanced on behalf of the appellant Institute. Thus, the conclusion drawn by the learned single Judge on that count does not appear to be suffering from infirmity much less a legal infirmity. The judgments relied on by the learned Senior Counsel for the appellant do not have any application on the facts of the present case.11. In the background aforesaid, the direction given by the learned single Judge in the impugned judgment dated 06.08.2020 as contained in paragraphs 25 and 26 appears to be justified in the larger interest of the students and keeping in view the conduct of the appellant Institute.12. The contention raised by the learned Senior Counsel for the appellant is that the appr

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oved list of colleges have been reflected in the website of the respondent, for which an additional typed set of papers has been placed before us. Even assuming that the list of colleges as displayed on 29.07.2019 and 08.08.2019 was an information available on the website of the first respondent, the same does not either expressly or impliedly mean that the first respondent had approved the course about which the dispute had arisen. It is, therefore, on record that the Institute had been finally disaffiliated on 06.01.2020 and therefore, the reflection prior to that in the website may be appropriate, but the same does not amount to condoning or approving the running of the course which was under question or the conduct of the examinations of such students pursuant to such an unapproved course.13. Accordingly, there is no merit in the appeal and it is hereby dismissed. No costs. Consequently, connected C.M.P. is closed.
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