Mobile View
Main Search Advanced Search Disclaimer
Cites 9 docs - [View All]
Section 21 in BANKING REGULATION ACT,1949
Section 30 in BANKING REGULATION ACT,1949
Article 19(6)(ii) in The Constitution Of India 1949
The Reserve Bank of India Act, 1934
Section 25 in BANKING REGULATION ACT,1949

User Queries
Andhra High Court
Venkateswara Rice And Flour Mill vs Union Bank Of India And Anr. on 24 June, 1986
Equivalent citations: 1988 63 CompCas 483 AP
Author: R Swamy
Bench: R Swamy

JUDGMENT

Rama Swamy, J.

1. The twin writ petitions, though filed for different reliefs, since common questions of fact and law arise for adjudication between the same parties, can be disposed of by a common judgment. The petitioner, a partnership firm, was registered as a small scale industry and claims to be a sick unit and needs nursing by the inflow of additional finances to restore its normalcy. Therefore, it seeks a writ of mandamus to direct the respondents to convert the outstanding liability in the relevant accounts into a long-term loan, to evolve a scheme rescheduling the repayment in tune with the guidelines issued by the Reserve Bank of India to help sick units under a nursing programme and to direct not to deduct 15% and 50% of the sale amounts derived by the petitioner by sale of levy and non-levy rice respectively and for other reliefs.

2. The material facts averred are as follows : Due to frequent change in the policy of the Government to give quota of levy rice to the Central Government and the State Government, the petitioner-mill ran into financial troubles; thereby it became a sick industry. Anterior thereto, the first respondent accorded loans on sufficient hypotheca. Accounts Nos. 1 and 2 have been opened and they are being operated upon. When the firm became a sick industry, it had approached the respondents to apply the nursing programme to the petitioner to rehabilitate and to regenerate its activities so as to restore its normal health. The circulars issued by the Reserve Bank of India from time to time have come in aid to the petitioner for application thereof. On inspection, the subordinates of the respondents found that the petitioner is a sick industry and agreed to apply the nursing programme. They accorded additional inputs by necessary finances, but started collecting 15% and 50% of the sales made by the petitioner from its very inception from the sales of the levy and non-levy rice. As a result, feeding its finances and augmenting its resources to set stability in the petitioner is being jeopardised. As a result, the petitioner is constrained to approach this court for the above reliefs.

3. The respondents in the counter-affidavit have admitted that they have lent money to the petitioner on hypotheca, but the petitioner-industry has suppressed the fact of securing loans from other banks and private agencies and on becoming aware thereof, the respondents with the consent of the petitioner- industry have discharged the liabilities. There is an outstanding liability of nearly Rs. 18,00,000 due and payable by the petitioner. The petitioner is not a sick industry. The respondents did not agree to the nursing programme. When it is about to take legal recourse to recover the outstandings, with a view to put spokes in their way, the petitioner has approached this court. Therefore, there are no bona fides on the part of the petitioner.

4. As the outset, Sri M.S.K. Sastry, learned counsel for the respondents, raised the preliminary objection of maintainability of the writ petitions against the respondents. It is stated that the respondent-bank is a commercial venture. It is not a State amenable to the writ jurisdiction under article 226 of the Constitution of India. I am disposed to reject his contention as being too late in the day to put the clock back as the respondents just awoke from their deep slumber and in the interregnum, judicial tidal waves have swept off the shores of archaic conception root and branch. Though the respondent is a bank engaged in commercial activity, the preamble to the Constitution which is an integral part thereof envisages establishment of an egalitarian State rendering economic justice to every citizen. Article 38 enjoins on the State to strive to promote the welfare of the people to secure social, economic and political justice. It also further mandates the State to strive to minimise inequalities in income and to endeavour to eliminate inequalities in status, facilities and opportunities not only among individuals but also among groups of people engaged in different avocations who are residing in different areas. The State, though a welfare State, is also entitled under law to undertake commercial activities. Article 19(6)(ii) of the Constitution enables the State to carry on any trade, business, etc. to the exclusion of the citizens. The respondents is a nationalised bank amenable to the control and discipline in the management of its business by the Central Government and the Reserve Bank which is entitled to issue instructions either statutory or executive at the instance of the Central Government in the working or management of the affairs of the respondent. The respondents are bound thereby. It is, thus, an "other authority" within the meaning of article 12 of the Constitution. Therefore, it is a "State" amenable to the jurisdiction of this court under article 226 of the Constitution. The preliminary objection is accordingly rejected.

5. It is next contended that the lis has its birth from the contractual womb. The stream cannot rise higher than the source. Therefore, it being a contractual liability, the petitioner cannot seek remedy against the respondents interdicting its right to recover by issue of writ of mandamus. Therefore, even if it is assumed that there is illegality, no mandamus can be issued. Therefore, the writ is not maintainable. In support of his contention, Sri M.S.K. Sastry, learned counsel for the respondents, placed reliance on the decision in Radhakrishna Agarwal v. State of Bihar, AIR 1977 SC 1496. It is true that if the relief in the writ petition is squarely and purely founded on contractual premise in disregard of statutory character or a statutory responsibility enjoining on the respondents to abide thereby, certainly the remedy for enforcement of the contractual liability lies elsewhere and this court has to direct the petitioner to seek redressal for injury elsewhere. But when its operation is grounded on a statutory thrust and the disobedience thereof impinges on the statutory provisions or enforceable executive instructions in vogue issued by the State, certainly this court, in exercise of its power under article 226 of the Constitution, could issue appropriate writ or direction compelling the respondent to abide by the laws. Therefore, the writ petitions cannot be thrown out at the threshold and this court has to go into the merits and se whether the lis in the writ petitions is founded on purely contractual claims or has its birth in statutory or executive instructions which the respondents are to abide by. Before going into those and consequential questions, it is necessary to set out the relevant factual data. The petitioner was granted a term loan up to a limit of Rs. 4,00,000 for purchase of machinery ; working capital in C.C.I. cash credit (on hypotheca of raw material) up to a limit of Rs. 5,00,000, Rs. 2.5 lakhs towards levy rice with interest at 12.5% per annum and Rs. 2.5 lakhs towards non-levy with interest payable thereon at 18% per annum. The cash credit hypotheca account is divided into Account No. 1 and Account No. 2. There is a third account called Documentary Bill Purchase (DBP) for non-levy, for sales to other States and was granted up to Rs. 1,00,000. The petitioner had increased the intake of raw material, i.e., paddy and productive capacity of conversion into rice. The Government have also increased the rate of levy from time to time. Pursuant to a representation made by the petitioner, the technical officer inspected it and in his report dated February 12, 1985, a copy of which was sent by the Zonal Manager in his letter dated February 13, 1985, to the head office at Bombay, mentioned that as on January 25, 1985, the petitioner had the facility of an outstanding account of Rs. 6,41,694.44 on C.C. No. 1, Rs. 3,13,480 on C.C. No. 2, term loan Rs. 3,37,653.91 and D.B.P. Rs. 47,500. It is also stated that the capacity of the mill to manufacture rice is 240 quintals per day or 54,000 quintals per year. The petitioner is entitled to, as per the instructions of the Reserve Bank, a cocessional rate of interest at 12.5% on levy rice. Most of the rice mills during the preceding season incurred losses. The petitioner unit had all infrastructural facilities, access to the market, availability of raw material, viz., paddy, and he recommended "to apply the nursing programme for revival of the petitioner unit." By letter dated August 23, 1985, the zonal technical consultancy cell of the respondents at Bangalore, while pointing out the defects, has recommended that it is not worthwhile to extend the nursing programme to the petitioner. Then the petitioner unit had approached the Government of India and the Reserve Bank of India. But, before any action was taken, he filed the writ petitions. At this juncture, it is worthy of note that when the petitioner had approached the respondent for additional loan facilities on giving additional security, the respondents have granted the loan, but started recovering immediately from the sale proceeds a major portion, i.e., 15% and 50%, from levy and non-levy sales respectively towards the discharge of the debts, and thereby there is no scope for augmenting the working capital as internal surpluses to secure stability in working the industry. On the other hand, it would deplete not only the working capital but would also annihilate the very industry. Thus, the petitioner unit is not able to meet the levy demand from the Government, both Central and State, and is not in a position to run the business effectively on healthy lines.

6. From these facts, the material question that emerge are whether the petitioner is a sick unit, whether the respondents are bound by the instructions admittedly issued by the Reserve Bank of India to revive the sick unit and whether the writ of mandamus can be issued as prayed for ?

7. Section 21 of the Banking Regulation Act (10 of 1949), for short, "the Act", gives power to the Reserve Bank to control advances to be made by the banking companies. Sub-section (1) thereof postulates that where the Reserve Bank is satisfied that it is necessary or expedient in public interest or banking policy so do, it may determine the policy in relation to advances to be followed by banking companies generally or by any banking company in particular, and when the policy has been so determined, all banking companies or the banking company con-cerned, as the case may be, shall be bound to follow the policy so determined. Clause (e) of sub-section (2) adumbrates that the Reserve Bank has also power to give directions as to the rate of interest and other terms and conditions on which advances or financial accommodation may be made or guarantees may be given. Sub- section (3) mandates that every banking company shall be bound to comply with any directions given to it under section 21. The Central Government is also empowered under section 30 of the Reserve Bank of India Act, 1934, or under section 25(5) of the Act to exercise control on the banks. Thus, it must be held that the respondents, being a banking company, more particularly a nationalised bank, shall be bound by section 21 to abide by the banking policy framed by the Reserve Bank or Central Government on their satisfied that it is expedient in public interest to make such policy or fix the rate of interest in that regard or other terms and conditions of advances or financial accommodation.

8. In Circular SIB No. 100, dated September 28, 1979, the Reserve Bank of India issued consolidated guidelines to identify small scale sick industries for their rehabilitation. Under point 1.1, a "Sick unit" is defined as "a unit which fails to generate internal surplus on a continuing basis, and depends for its survival on frequent infusion of external funds......". In point No. 2.1, it is stated that the Reserve Bank of India at a seminar on sick industries, resolved that a sick industry is to be identified as one which is incurring cash losses. If the erosion of the loss of capital is 50%, it may face liquidity problems apart from imbalance in its financial structure leading to depletion of working capital in its business and the need for infusion of funds and it needs infusion of funds from outside sources for its survival (vide point No. 2.3) and banks are the sources to infuse additional funds.

9. From the evidence placed before me by both the parties, it is clear that the loss is not either 50% or more than 50%. On the other hand, on the additional loan facility having granted by the respondents, as a fact, the petitioner started generating its business. From a reading of the definition and the factual circumstances, it would be clear that the petitioner unit is a sick industry. Obviously, the officers who inspected the petitioner unit in the letters referred to hereinbefore found the insignia that the petitioner is a sick industry. But, in the first letter, it is left to the discretion of the higher authorities to take a decision and in the second letter, the technical adviser recommended not to treat the petitioner as a sick industry. The question is whether such an attitude is feasible or is in consonance with the objectives or revival of the sick industry.

10. Under the caption "Objectives of a nursing programme", the Reserve Bank of India has stated that the basic objective of the nursing programme is "to restore the unit's capacity and to generate internal surpluses." The internal surpluses could be used to reduce the irregularity, if any, or inherent failure in the working of the unit. In the second objective, it is recognised that a sick unit usually has a considerable debt burden which "hangs like a millstone round its neck". Thirdly, it is realised that the sources of finance will be the bank as the borrowers' resources to operate at a higher level of activity. The sick unit requires additional inputs of finance. Financial constraints could be tided over only gradually out of the generation of internal surplus. Fourthly, therefore, it is adumbrated that the repayment programme "has to be carefully worked out ; enough funds should be available in the business to operate at the desired level, with a view to ensuring continued generation of internal surplus."

11. It is thus clear that due to inherent financial constraints and mounting debt liability, the small scale industry is groaning under its burden seeking to tide over this difficulty. The nursing programme is intended to come in aid to stabilise such an industry. The source to lend the finance is the bank so that the additional inputs would be applied to generate internal surplus. The desire of the bank officials should be to resuscitate the sick unit. Guidelines are mere guides. Each case would present its peculiar facts. In the light of those facts, the officers would carefully analyse and wisely apply the nursing programme with a desire to sustain in the industry so that the generated internal surpluses would be ploughed back into the industry to attain stability in its working but not with immediate animation to recover the finances advanced. In that process, the repayment programme should be carefully worked out in such a way that there would remain enough surplus funds in working of the business to operate at the desired level. If the motivation of the entrepreneur is to swindle public money without appreciable personal stakes involved therein, the extension of the nursing programme would be an added impetus to further escalation or when its rehabilitation is beyond redemption ; of course, in such situations, the application of the nursing programme would be a futile exercise and the officers may allow the industry to meet its natural death. Obviously, keeping this objective in view, the Reserve Bank of India itself has cautioned the officers to proceed with the implementation of the nursing programme with an "approach to a nursing programme to improve the capability of the unit to generate internal surplus". The systematic approach in that regard to achieve the objective was reiterated in paragraph 2 of the letter enclosed to the guidelines that " the operating staff should have a proper attitude, approach and understanding towards sick units and should understand that the policy is translated into action without any distortion ". Even in the latest letter dated July4, 1984, the Reserve Bank had directed levy of interest at 12 1/2% on the loans given to supply levy quota.

12. In Shashi Kumar v. State of Bihar, [1986] 2 SCC 64, the facts are that the Government of India had evolved a scheme to encourage graduate unemployed entrepreneurs to set up agro service centres to augment agricultural production in the country and directed the banks to advance loans for the implementation of the scheme. The petitioners and persons similarly situated had taken the aid of, and secured the loans from, the banks in the State of Bihar, but due to teething troubles, they committed default in repayment of the loans taken necessitating the bank to lay action for the recovery thereof. When the bank was to approach the civil court to recover the loans advanced, the petitioners therein filed writ petitions in the High Court of Bihar which ended in dismissal, but they appealed to the Supreme Court. While granting leave, Pathak J., speaking on behalf of their Lordships of the Supreme Court, considered the problem in a pragmatic reality and directed the Government of India to evolve a new procedure to tide over the difficult situation in which the entrepreneurs were placed and to provide appropriate infrastructure to subserve the agro service centres so as to enable the entrepreneurs to carry on their trade or occupation or business assured under article 19(1) of the Constitution of India. As seen in the preamble to the Constitution, the Directive Principles of State Policy in Part IV are to render economic justice in a welfare State to its people by securing and protecting as effectively as it might a social order in which social justice shall inform all the institutions of the national life and the endeavour of the State shall be to minimise inequalities in income, facilities and opportunities among persons engaged in different avocations. The nursing programme is a step-in-aid to establish economically sound units in the process of establishing an egalitarian State affording economic opportunity to the small entrepreneurs.

13. On a perusal of the pleadings and the material placed before me, it would appear that the petitioner's unit was started with an ambitious programme to mill paddy and produce rice on a large scale as a small scale industry, but its internal financial resources started depleting due to mismanagement. The petitioner approached the respondents for additional finance by giving adequate hypotheca. Though finances have been given, the conditions imposed thereunder are onerous, in the charging of interest and recovery. The interest charged thereunder is contrary to the directions. The recovery of 50% from the sale proceeds for the discharge of debts would practically stand as an impediment in generating the internal resources to secure stability in the business. When the petitioner-industry approached the respondents, there appear to be some misunderstanding, though there is an averment that the officer concerned of the respondents has demanded illegal gratification; and it is a far cry in the banking system. In the view I am taking, it is not necessary to go into that question. But, suffice it so state that there is a lurking suspicion in that regard that all is not well. I need not pursue further in this regard. It is not as if the petitioner-firm had not given sufficient security as hypotheca for the finances advanced by the respondents. It is not as if the petitioner-industry would not be in a position to repay the loans advanced, but what it needs is sufficient breathing time to tide over the teething troubles and to stabilise its working by generating internal surplus and working capital and in that regard it need postponement of the recovery. Under the guidelines, the maximum period to be availed of is 10 years. The petitioner-industry seeks only two to three years. The petitioner is prepared to pay interest at 12 1/2 % as prescribed under supply of levy rice scheme on the advances in that account and the commercial rate of interest on the non-levy, but immediate recovery would stumble generating internal surplus of working capital. The respondents have spread their "protective umbrella" but when the petitioner-industry is convalescing from its sickness in its thrust to restore its normal health, taking away the protective umbrella would drive the sick industry to liquidation defeating the very objective of the nursing programme of the sick industry. Thus, the respondents have not adopted not merely a sympathetic approach and in the language of the Reserve Bank "a proper attitude, approach and understanding towards sick units", but also failed to translate into action the nursing programme in its true spirit and thereby in the language of the Reserve Bank "distorted the policy", thus necessitating the issue of the writ as sought for.

14. Under those circumstances, the respondents are directed to reschedule the repayment of the advances made by the respondents and payable by the petitioner-industry in the respective accounts by converting them into long-term loans by evolving a suitable scheme for repayment, spilling over to repay in suitable instalments in the light of the guidelines issued by the Reserve Bank for helping the petitioner-sick unit under the nursing programme; direct the recovery of the sale proceeds as part of that scheme so as to allow requisite reasonable amount for generating the internal surplus after meeting establishment charges in running the mill. The petitioner should give an undertaking that the respondents shall have effective control and supervision in the working of the mill; the sale of the rice towards levy and non-levy; accounting of the realisation of sale proceeds therefrom regularly and continue to pay the interest and reschedule instalments of the principal without any break. The respondents are free to make frequent inspection of the accounts of the petitioner-industry. The petitioner-industry shall submit quarterly accounts to the respondents of the sales and realisation therefrom till the debts are liquidated. If any additional security is needed, the petitioner-industry shall also furnish the same. If the petitioner commits default in any of the clauses, the bank if free to recover the outstanding amounts according to law.

15. The writ petitions are accordingly allowed, in the circumstances, without costs.