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Sunitidevi Singhania Hospital … vs Union Of India & Anr on 17 November, 2008

Supreme Court of India
Sunitidevi Singhania Hospital … vs Union Of India & Anr on 17 November, 2008
Author: ……………J.
Bench: S.B. Sinha, Cyriac Joseph
                                                                          REPORTABLE
         IN THE SUPREME COURT OF INDIA
                    CIVIL APPELLATE JURISDICTION

                         CIVIL APPEAL NO. 6704 OF 2008
                       (Arising out of S.L.P. (C) No.10532/2008)

            Sunitadevi Singhania Hospital ...Appellant
      Trust and Anr.

                                         Versus

            Union of India & Anr.        ...Respondents

                                   O R D E R

Leave granted.

Appellants are before us being aggrieved by and dis-satisfied

with an order dated 18.1.2008 passed by a Division Bench of the High Court of

judicature at Bombay dismissing the writ petition filed by the appellants herein on the

ground that it was not a fit case to exercise the Court’s extraordinary jurisdiction.

The basic fact of the matter is not in dispute.

Appellant No.1 which is a Charitable Tust runs a hospital on no

profit basis. It imported certain equipments invoking the Notification 64/88-Cus.

dated 1.3.1988 issued by the Government of India in terms whereof exemption from

payment of custom duty was granted in respect thereof subject to an obligation that it

would reserve 10% of the beds for patients from families having a income of less than

Rs.500/- per month and provision for free treatment of at least 40% of the outdoor

patients shall be made.

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An investigation was carried out in the year 1999 as to whether

the appellant No.1 had fulfilled all such conditions or not. The matter went before the

Customs Excise and Service Tax Appellate Tribunal, West Regional Bench at
Mumbai. The appeal of the appellant before the Tribunal was heard along with the

cases of M/s Miraj Medical Centre W. Hospital and M/s Balabhai Nanavati Hospital.

By reason of a judgment and order dated 19.1.2006, the

Tribunal having held that the appellants before it had continuous obligation to fulfill

the aforementioned conditions laid down under the said Notification dated 1.3.1988

and having not complied therewith the redemption fine and penalty imposed upon it

by the Customs Authorities were justified.

Indisputably, appellant filed an application for rectification of

mistake before the Tribunal in regard to the quantum of redemption fine and penalty.

The said application was allowed.

An appeal was preferred against the order of the Tribunal

before this Court.

It is stated before us by Shri S.Ganesh, learned senior counsel

appearing on behalf of the appellants and we have no reason to disbelieve him that

one of the contentions raised before this Court was that the Tribunal had not taken

into consideration the fact involved in the matter and had the same been done it could

have been

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established that the appellant had in fact fulfilled all its obligations in terms of the

said Notification. Several other points were also said to have been urged before the

Tribunal.

This Court, presumably, on the premise that Judges’ record is

final and if an apparent error has been committed by the Tribunal in not taking into

consideration the contentions raised before it by the appellants, permitted it to

withdraw the appeal with liberty to file an appropriate application before the
Tribunal, stating:

” Learned counsel states that several other points had been
argued before the Tribunal which have not been taken note of by it. Learned counsel
states that an appropriate application shall be filed before the Tribunal and seeks
permission of the Court to withdraw the appeal. The appeal is dismissed as
withdrawn accordingly.”

Pursuant thereto or in furtherance thereof the appellant No.1

filed an application before the Tribunal purported to be an application for

rectification of mistake wherein, inter alia, the following grounds were raised:

” 8. While disposing of the appeals by a common order dated
19.1.2006, this Hon’ble Tribunal has only recorded the facts as applicable to one of the
appellants, namely, the Miraj Medical Centre and has failed to appreciate
the difference in facts and circumstances in the applicants case, inter-alia, as regards
the following:

(a) The applicants had actually reserved 10% of the hospital beds for poor
and indigent persons and had advertised on several occasions the facility of free
treatment to such people without means;

(b) The applicants also satisfied the criteria for out patient treatment, both
by giving free treatment at the hospital’s OPD as also by organizing free treatment
camps, and the free treatment camps have been judicially recognised as meeting the
purpose of the notification, by the Hon’ble Madras High Court in Apollo Hospital’s
case, which was relied upon by the applicants in their memorandum of appeal;

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(c) The equipment and records were completely destroyed in the riots of
2001, which were beyond the applicants’ control;

(d) In any event, the applicants being a hospital run by a charitable trust,
on a no profit basis, the applicants were eligible for the exemption under Notification
No.64/88-Cus. under Entries 1 & 3 alternatively.

9. The factual position being distinct and different from the main matter
heard by this Hon’ble Tribunal, the Hon’ble Tribunal ought to have appreciated the
difference in the facts and ordered accordingly. The non-appreciation and/ or
improper appreciation of facts has resulted in an error apparent on the face of the
record in the Order dated 19.1.2006.

10. The Hon’ble Tribunal has failed to appreciate that if the obligations
under Entry 2 in the table annexed to Notification 64/88 is a continuing obligation, the
compliance with the obligation will also be in the nature of a continuing compliance
i.e. it will have to be measured over the entire useful life of the equipment and not at
any periodic rests. In the applicants’ case, from the date of the import of the
equipment until the destruction of the said equipment in the riots as aforesaid, the
applicants have satisfied both the in-patient reservation criterion and the out patient
free treatment criterion. There was, therefore, no breach of the continuing obligation
by the applicants.”

We have been informed at the Bar that the Registry of Central

Excise and Service Tax Appellate Tribunal does not entertain an application of this

nature and, thus, the same was necessarily required to be labelled as application for

rectification of mistake,although, in view of Prayer (a) made therein it was for all

intent and purport an application for review and/or recall of the order passed by the

Tribunal.

The Tribunal by an order dated 12.10.2007 dismissed the said

application holding that the same was

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barred by limitation on the premise that the Tribunal’s final order was passed on

19.1.2006 and the application for

rectification of mistake should have been filed within six

months from the said date. It was, furthermore, opined that

the Tribunal had no power to condone the delay by reason of the impugned judgment.

As noticed hereinbefore, the High Court refused to interfere therewith.

Mr. S. Ganesh, learned senior counsel appearing on behalf of the

appellants would contend that having regard to the peculiar facts and circumstances

obtaining in the instant case, the Tribunal must be considered to have acted illegally

and without jurisdiction in so far as it failed to take into consideration that all

Tribunals had inherent power to recall their order.

Mr. Abhichandani, learned senior counsel appearing on behalf of the
respondents, on the other hand, supported the impugned judgment.

Indisputably, the Tribunal considered the appeals preferred by the

appellants along with the appeals preferred by two others. It has been contended

before us that Dr. Balabhai Nanavati Hospital had filed Customs Appeal Nos. 61 and

62 of 2006 thereagainst before the High Court which had been allowed by an order

dated 11.1.2007.

From the Tribunal which is the final Court of fact, an assessee is entitled

to obtain a judgment wherein all its contentions have been considered. If what has

been contended

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before us by the appellants, namely, it indeed had complied with all the conditions laid

down in the Notification are correct and, thus, was not liable to pay any redemption

fine or penalty, the Tribunal was bound to consider the said contention.

Apparently, learned Tribunal only considered the factual matrix involved

in the case of M/s Miraj Medical Centre W. Hospital and not the factual aspect of the

matter involving factual matrix. Appellants’ case had purported to have been

determined on the question of law without taking into consideration the question

whether the law so laid down by the Tribunal is applicable to the fact of the

appellants’ case or not.

It is true that the period of limitation specified in terms of Sub-Section (2)

of Section 129(B) of the Customs Act is required to be observed but the Tribunal

failed to notice that it has inherent power of recalling its own order if sufficient cause

is shown therefor. The principles of natural justice, which in a case of this nature, in

our opinion, envisage that a mistake committed by the Tribunal in not noticing the

facts involved in the appeal which would attract the ancillary and/or incidental power
of the Tribunal necessary to discharge its functions effectively for the purpose of

doing justice between the parties, were required to be complied with.

While the judges’ records are considered to be final, it is now a trite law

that when certain questions are raised

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before the Court of law or Tribunal but not considered by it, and when it is brought

to its notice, it is the only appropriate authority to consider the question as to whether

the said contentions are correct or not.

For the aforementioned purpose the provisions of limitation specified in

Sub-section (2) of Section 129 B of

the Customs Act would not be attracted. We, however, do not mean to lay down a law

that such an application can be filed at any time. If such an application is filed within

a reasonable time and if the Court or Tribunal finds that the contention raised before

it by the applicant is prima-facie correct, in order to do justice, which is being above

law, nothing fetters the judges hands from considering the matter on merit.

We may notice that this Court in Grindlays Bank Ltd. Vs. Central

Government Industrial Tribunal and Ors. – 1980(Suppl) SCC 420, held that

Industrial Tribunal has an inherent power to set aside an ex-parte award subject of

course to the condition that the same has not been published in the Gazette.

Grindlays Bank Ltd.[supra] has been followed by this Court in Sangham

Tape Co. v. Hans Raj [(2005)9 SCC 331], stating:

“8. The said decision is, therefore, an authority for
the proposition that while an Industrial Court will have
jurisdiction to set aside an ex parte award, but having
regard to the provision contained in Section 17-A of the
Act, an application

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therefor must be filed before the expiry of 30 days from the
publication thereof. Till then the Tribunal retains
jurisdiction over the dispute referred to
it for adjudication, and only up to that date, it has the
power to entertain an application in connection with such
dispute.

9. It is not in dispute that in the instant case, the
High Court found as of fact that the application for setting
aside the award was filed before the Labour Court after one
month of the publication of the award.

10. In view of this Court’s decision in Grindlays
Bank such jurisdiction could be exercised by the Labour
Court within a limited time frame, namely, within thirty
days from the date of publication of the award. Once an
award becomes enforceable in terms of Section 17-A of the
Act, the Labour Court or the Tribunal, as the case may be,
does not retain any jurisdiction in relation to setting aside of
an award passed by it. In other words, upon the expiry of
30 days from the date of publication of the award in the
gazette, the same having become enforceable, the Labour
Court would become functus officio”.

Yet again in Rabindra Singh v. Financial Commissioner, Cooperation,

Punjab & Ors. [2008(8)SCALE 242], this Court held:

“17. What matters for exercise of jurisdiction is the
source of power and not the failure to mention the correct
provisions of law. Even in the absence of any express
provision having regard to the principles of natural justice in
such a proceeding, the courts will have ample jurisdiction to
set aside an ex parte decree, subject of course to the statutory
interdict.”

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This Court, however, in a slightly different context in Jet Ply Wood (P)

Ltd. and Anr. vs. Madhukar Nowlakha & Ors [(2006) 3 SCC 699] opined that even

an order

permitting withdrawal of a suit can be allowed to be recalled by a civil court in

exercise of its inherent power.

It is only from that point of view this Court passed the aforementioned

order dated 13.4.2007.

It may be true, as has been contended by Mr. Abhichandani,

learned senior counsel that Section 14 of the Limitation Act, 1963 will have no

application in view of the fact that provisions governing limitation are contained in

the Customs Act. It is so for in a matter of this nature the Tribunal was required to

consider the application filed by he appellant which was filed within a reasonable

time. It should have also considered that the appellant had been bonafide pursuing its

remedies before this Court.

We may place on record that for all intent and purport, this Court had

granted liberty to the appellants to take recourse to the remedies suggested by its

counsel as the word ‘accordingly’ has been used before the words ‘the appeal is

dismissed as withdrawn’.

The Tribunal did not consider the matter on merit. The Tribunal failed to

take into consideration that, ipso-facto, in a case of this nature provisions of Section

129B of the Customs Act as such has no effect. Label of an

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application is not decisive for consideration by the Tribunal as to whether a case has

been made out to hear the application on merit, particularly, having regard to the

grounds set out therein.

For the reasons aforementioned, we in exercise of our jurisdiction under

Article 142 of the Constitution of India set aside the impugned judgment with a

direction to the Tribunal to hear out the appellants afresh on merit on the said

application.

The appeal is allowed. There shall,however, be no order as to costs.

……………J.

[S.B. SINHA]

……………..J
[ CYRIAC JOSEPH ]

New Delhi,
November 17, 2008.

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