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Rajesh Kumar v/s State of U.P. & Others

    Writ-C No. 10819 of 2014

    Decided On, 19 February 2014

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE RAN VIJAI SINGH

    For the Appellant: Gaurav Sisodia, Advocate. For the Respondents: ---------.



Judgment Text

Ran Vijai Singh, J.

1. Heard Sri Gaurav Sisodia, learned Counsel for the petitioners and the learned standing Counsel for the respondents. Through this writ petition the petitioner has prayed for issuing a writ of certiorari quashing the order dated 21.12.2013 passed by the Additional Commissioner (Judicial), Bareilly Division, Bareilly in Appeal No. 12 of 20

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13-14 (Rajesh Kumar arm others v. Lakshman Prasad and others) to the extent of rejection of the stay application of the petitioner.

2. It is contended by the learned Counsel for the petitioner that the respondent No. 4 has filed a suit u/s 229B of the U.P. Zamindari Abolition and Land Reforms Act, 1950. This suit was decreed on 19.11.2013 and he was declared Bhumidhar. Challenging the aforesaid order an appeal has been filed by the petitioner, which has been entertained but application for interim protection has been rejected. For appreciation the order dated 21.12.2013, passed by the Additional Commissioner is reproduced hereunder:

3. From the perusal of the order it is apparent that while rejecting the application of the petitioner for grant of interim protection learned Commissioner has not recorded any reason. Since the appeal was filed against the decree operating against the petitioner, learned Counsel for the petitioner contends that it was incumbent upon the Court below to grant an interim protection in view of the law laid down in Mool Chand Yadav and Another Vs. Raza Buland Sugar Company Limited, Rampur and Others, , as non-granting of an interim protection would lead to serious prejudice to the petitioner.

4. The Apex Court in the case of Sant Lal Gupta and Others Vs. Modern Co-operative Group Housing Society Ltd. and Others, , following observation has been made:

27.....The reason is the heartbeat of every conclusion. It introduces clarity in an order and without the same, the order becomes lifeless. Reasons substitute subjectivity with objectivity. The absence of reasons renders an order indefensible/unsustainable particularly when the order is subject to further challenge before a higher forum. Recording of reasons is principle of natural justice and every judicial order must be supported by reasons recorded in writing. It ensures transparency and fairness in decision making. The person who is adversely affected must know why his application has been rejected. [Vide: State of Orissa Vs. Dhaniram Luhar, , State of Rajasthan Vs. Sohan Lal and Others, Vishnu Dev Sharma Vs. State of U.P. and Others, Steel Authority of India Ltd. Vs. Sales Tax Officer, Rourkela-I Circle and Others, , State of Uttaranchal and Another Vs. Sunil Kumar Singh Negi, U.P.S.R.T.C. Vs. Jagdish Prasad Gupta, Ram Phal Vs. The State of Haryana and Others, , State of Himachal Pradesh Vs. Sh. Sada Ram and Another, and The Secretary and Curator, Victoria Memorial Hall Vs. Howrah Ganatantrik Nagrik Samity and Others, .

5. In view of foregoing discussions, the writ petition succeeds and is allowed. The impugned order dated 21.12.2013 passed by the Additional Commissioner (Judicial), Bareilly Division, Bareilly in Appeal No. 12 of 2013-14 (Rajesh Kumar and others v. Lakshman Prasad and others) is hereby quashed. The Additional Commissioner is directed to consider the stay application of the petitioners afresh and pass a reasoned order thereon. Till the petitioners' stay application is considered, neither any third party right shall be created nor the nature of the land shall be changed by the parties. It may be clarified that I have not addressed myself on the merit of the stay application. It is in the sole domain of the learned Member Board of Revenue to pass an independent order in accordance with law.
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