Mobile View
Main Search Advanced Search Disclaimer
View the actual judgment from court
User Queries
Jharkhand High Court
Principal, Delhi Public School vs Syed Mohammad Sharfullah & Ors on 3 March, 2011
    IN THE HIGH COURT OF JHARKHAND AT RANCHI 
                           A.C.(S.B.) No. 11 of 2010

          Principal, Delhi Public School, DPS Dhaband ... ...                       Appellant
                               Versus
          Syed Mohammad Sharfullah & Ors.         ...    ...                      Respondents 

    CORAM:        HON'BLE MRS. JUSTICE POONAM SRIVASTAV

          For the Appellant        : M/s A.K. Mehta, Ashutosh Anand, A.K. Sinha
          For the State            : J.C. to G.P. II
          For the Respondent No. 1 : M/s Deepak Roshan, Ratnesh Kumar 


11/03.03.2011

Heard Shri A.K. Mehta, learned counsel appearing on behalf of the appellant­  Delhi Public Shchool (DPS) and Shri Deepak Roshan, learned counsel appearing on  behalf of respondent No. 1. 

The   instant   appeal   is   preferred   against   the   judgment   and   order   dated  19.03.2010 passed by the Jharkhand Education Tribunal (JET), Ranchi in Case No.  26 of 2009. The petition preferred by opposite parties was partly allowed holding  that the hikes in Tuition fee and Admission fee for financial year 2009­10 are to be  kept at the level of only 15% more with reference to such rates in the immediately  preceding year 2008­09. A number of similar cases were filed before the Jharkhand  Education   Tribunal   (JET)   against   the   Delhi   Public   School   of   different   branches,  challenging the decision of the Institution within the State of Jharkhand challenging  the   revision   of   respective   fee   structure   for   the   academic   session,   2009­10.   The  escalation in the school fee was to be implemented with effect from 01.04.2009. The  hike in the fee was challenged to be arbitrary and abnormally high and inconsistent  with the relevant laws/bye­laws/instructions etc., specifically, the affiliation bye­laws  of the Central Board of Secondary Education (CBSE). The petition was filed before  the Tribunal allegedly on the ground that there was huge protest and voices to resist  the implementations of hikes in the fee. 

The instant appeal pertains to the Delhi Public School, DPS Dhanbad. The  opposite   party   is   the   father   of   one   Arham   Nabil   (student   of   Class   6 th  of   DPS   at  Dhanbad). He filed an application challenging the fee structure whereby the Annual  Tuition fee was enhanced from Rs. 820/­  per month to Rs. 1190/­ per month which  was calculated to be an increase by 45%. The challenge was that the hike in the fee  was  unreasonable   and   exorbitant   and   without   seeking   permission   from   the   State  Government.

The case of the appellant is that DPS, Dhanbad is a joint venture of the Delhi  Public School Society registered under the Society Registration Act, 1860 with the  prime  object of  extending  quality  education and  other   curricular  activities  for  all  round  development. The  agreement with  Bharat Coking Coal  Limited, which is a  Government   of   India   undertaking,   a   trust   registered   in   the   name   of   Coalfield  Education Trust, runs the school. The DPS, Dhanbad, is affiliated with the Central  Board of Secondary Education and it is a private unaided educational Institution.  The Government of India recommended revision of pay scales in confirmation of the  6th  Pay   Commission   recommendations,   which   was   duly   approved   by   the   Central  Government   and   was   given   effect   to   from   01.01.2006.   In   parlance   to   the   said  recommendations, the DPS Society had taken a decision   to implement the 6th  Pay  Commission   recommendations   in   the   Institution   as   well.   Annexure­2   to   the   writ  petition is a communication bearing Ref. No. DPSS/ Admn/5198 dt. 27.02.09 of the  Secretary, DPSS addressed to the Pro­Vice Chairman, DPS Schools. Pursuant to the  said letter, a decision was taken to implement the 6th Pay Commission in its meeting  dated 31.03.2009. This meeting of Managing Committee was also participated by  two parents' representative members and finally, it was duly approved by Pro­ Vice  Chairman,   Delhi   Public   School,   Dhanbad.   After   due   approval   was   granted,   the  escalation of the fees as decided or implemented, was challenged before the JET  (order of the JET dated 19.03.2010 is in Case No. 26 of 2009) passed a detailed  judgment and the three points for consideration before the Tribunal are enumerated  below:

(a) whether the respondent­school, Delhi Public School, Dhanbad has  acted arbitrarily while deciding on and implementing its revised school­ fee­structure   with   effect   from   01.04.2009   for   the   academic   session,  2009­10,
(b) whether such fee hike was abnormal that tantamount to not being  commensurate with the factors attached therewith,  
(c) whether such fee hike had any profiteering motive implicitly built  in; and 
(d)   whether   while   deciding   on   such   fee   hike,   the   provisions   as  contained   in   relevant   rules,   instructions,   directions   etc.   were   duly  followed. 

On perusal of the judgment, it transpires that question no. (a) was decided in  favour of the Institution, holding that the DPS Management Committee did not act  arbitrarily while enhancing the fee structure. The decision on question no. (b) was  also in favour of the Institution coming to a conclusion that since the school was  running   in   a   financial   deficit   for   past   many   years   and,   therefore,   the   financial  constraints cannot be termed as an abnormal phenomenon, though it was on the  higher side. Conclusion of question no. (c) was also unequivocal that the Institution  had no intention or motive of profiteering and there was no in­built intention to  make any illegal gain behind the hike of tuition and annual fee. However, while  deciding the question no. (d), the JET was of the view that the DPS Society or the  respondent­Institution made no effort to follow the relevant provisions of the CBSE  by­laws and finally allowed the case in favour of the respondent granting hike in the  fees for financial year 2009­10 at the level of only 15% more with reference to such  rates immediately in the preceding year 2008­09. Thus, the increase in fee structure  was considerably reduced. Evidently, the JET while holding that the DPS Society was  at fault for not having followed the relevant provisions of the CBSE by­laws, has  failed to examine the by­laws vis­a­vis, the challenge made by the respondent. The  by­laws is titled as: 

Central Board of Secondary Education          "AFFILIATION BYE­LAWS".

The   Bye­laws   is   only   with   regard   to   affiliation   given   by   the   CBSE   to   the  various Institutions and also pertaining to the withdrawal, refusal of affiliation, up­ gradation or any matter arising in respect of anything pertaining to affiliation with  any school or any other person, society, company or organization, as mentioned in  Chapter­I Rule­1 sub­Rule (3) of the said bye­laws. Chapter­VI Rule­19 deals with the  Role/Aims of Society/Trust and for a ready reference, the specific Rule on which the  JET   has   placed   reliance   while   coming   to   a   conclusion   against   the   appellant   is  enumerated:

1. "The Society/Trust running the school has a critical and key role to play in   providing a good and healthy climate to the school to fulfill its aim and objects, to   enable the staff provide quality education and to be a centre for educational excellence.   To achieve this aim, the role and responsibilities of the Society/Trust are defined as   under:

* It shall have control over the school management committee and shall   approve the budget/tuition fees and annual charges etc. for the school. * It shall generate funds for the needs of the school whether it is recurring   or non­recurring".

I proceed to examine the impugned judgment/order vis­a­vis, the Rule relied  upon by the JET to come to a conclusion whether the interpretation of the Rule  while holding enhancement of fees excessive was liable to interference, is correct or  not?

The approach of the Tribunal appears to be only on the basis of clauses (v)  and   (vii),   which   provides   that   the   CBSE   shall   have   control   over   the   school  management shall approve the budget, tuition fee and annual charges etc. of the  school as well as shall also ensure that the Institution is able to generate funds for  the  need  of  the  school   whether   it  is recurring  or  non­recurring.  The  Rules  since  relate to affiliation of the Institution and, therefore, in my view, the only question  that   arises   before   the   CBSE   Board   is   to   either   grant   affiliation   or   after   grant   of  affiliation, withdraw the said affiliation or any other decision relating to affiliation of  the particular Institution alone. Interpretation by the JET that it will have the control  over   the   management   is   absolutely   wrong   since   the   management   is   the   sole  authority to take decision in the affairs of the Institution including enhancement of  fees etc. and, therefore, in my view, the hike in fees is also an exclusive domain of  the management. I have also examined the impugned order and it is evident that the  JET   was   of   the   view   that   the   Institution   did   not   act  arbitrarily   or   there   was   an  implicit in­built profiteering motive in its decision while enhancement of fees. Since  the finding of the Tribunal in respect of question nos. (a), (b) and (c) is in favour of  the Institution and the finding on point (d) is that the Society was at fault for not  having followed the relevant provisions of the CBSE by­laws, cannot be sustained.  The   appellant­Institution   is   an   unaided   private   Institution   and,   therefore,   the  management   should   have   complete   authority   to   regulate   the   facets   of  administration.   The   regulatory   measure   of   control   should   be   minimal,   though  conditions   of   recommendation   as   well   as   of   affiliation   to   the   Board   has   to   be  complied with. In the day­to­day matter, the management should not be hampered  by interfering in the administrative control. It should have the freedom to manage  the   various   affairs   of   the   Institutions   and   there   should   not   be   any   external  controlling agency. In the circumstances, the judgment/order of the JET is illegal  and it exceeded its jurisdiction trying to control and fix the fee structure which the  Institution can ill afford. Each Institution must have the freedom to fix its own fee  structure, taking into consideration the need to generate funds to run the Institution  and to provide facilities necessary for the benefit of the students. It is also settled  law that the management of such Institutions should be given the liberty to generate  some   surplus   funds   which   can   be   used   for   the   betterment   and   growth   of   the  educational Institutions. 

In view of this, the findings recorded by the JET is liable to be set at naught,  since it amounts to interference in fixation of the fee structure, specially when the  Tribunal was satisfied that on account of escalation in the salary in proportion to the  6th Pay Commission, the Institution is facing financial crunch. It is absolutely illegal  to interfere in the decision of the management, as it has been done in the instant  case. Besides, various decisions of the Apex Court has clearly laid down the principle  decrying   interference   in   the   regulatory   authority   of   the   management   of   such  Institutions.    

Learned counsel has placed reliance on a number of decisions of the Apex  Court  first,   in  the   case   of  Cochin   University   of   Science   and   Technology   &   Anr.  vs.   Thomas P. John & Ors., reported in (2008) 8 SCC 82 as under:

"A reading of the aforesaid judgments would reveal that the broad   principle is that an educational institution must be left to its own devices   in the matter of fixation of fee though profiteering or the imposition of   capitation fee is to be ruled out and that some amount towards surplus   funds available to an institution  must be permitted and visualised, but it   has also been laid  down by inference that if the broad principles with  regard to fixation of fee are adopted, an educational institution cannot be   called upon to explain the receipts and the expenses as before a Chartered  Accountant. We find that the observations of the Division bench of the   High Court that no rational basis for the fixation of a higher fee for two   years   had   been   furnished   lays   down   an   onus   on   the   educational   institution, which would be difficult for it to discharge with accuracy". 
The other decisions relied upon are in the case of  T.M.A. Pai Foundation Vs.  

State  of Karnataka, reported in  2003 (1) JLJR 1 (SC) and  in the case of  Islamic   Academy of Education Vs. State of Karnataka, reported in AIR 2003 SC 3724.

Thus, on the face of the fact that the Tribunal itself is of the view that there  was   no   profiteering   and   the   escalation   is   on   account   of   constraints   which   the  Institution was facing since a long time and in the present setup whether salary  structure has to be escalated, the enhancement of fees is inevitable and, therefore,  the Institution had no other option. There can be no rigid fixing of fee structure by  the government. The Institution must have the freedom to fix its own fee structure,  taking into consideration the need to generate fund to run the Institution and to  provide facilities for the benefit of the student. The various Datas and the Charts  provided   in   this  Appeal   by   the   petitioner   to   establish   the   deficiency   in  the   DPS,  Dhanbad, was by 45% and, therefore, there was no other option but to enhance the  fee structure. The Tribunal was altogether wrong while bringing down the rate of  enhancement on the basis of CBSE Affiliation Rules. The Contabular Chart  showing  fee structure of various DPS Institutions such as, Bhagalpur, Patna, Dwarka Delhi,  Jamshedpur,   Bokaro,   Dhanbad,   Ranchi,   Bindnagar   Madhya   Pradesh   etc.   are  sufficient proof of the fact that the appellant is not indulging in profiteering.

The learned counsel has been successful in establishing that the fee structure  at Dhanbad is at the lowest whatsoever, in view of the hike in the fee structure in  parlance with the 6th  Pay Commission and in the face of financial constraints, it is  apparently justified. 

The learned counsel for the respondent has placed reliance on a number of  decisions of this Court in the case of  De Nobili School Mugma, Dhanbad VS. Satish   Kumar & Ors., reported in 2011 (1) JCR 61 (Jhr). In the said case, the hike in tuition  fee was found to be unwarranted and, therefore, this Court declined to interfere. 

I am of the view that the aforesaid decision has no applicability to the facts of  the present case where the Tribunal was of the view that the hike in the tuition fee  was necessary. It was not a case of profiteering as well as there was no demand of  capitation fee. Besides, hike has been made under financial constraints and cannot  be termed as an abnormal phenomenon. Therefore, once the Tribunal itself taken a  view in favour of the Institution but has decreased the escalation in fees, without  taking   into   consideration   the   relevant   reasons   and   the   charts   as   well   as   the  deficiency and loss which the Institution was facing since last many years and only  as   a   last   alternative,   the   fee   was   escalated   especially,   on   account   of   the   actual  additional   annual   financial   burdens   consequent   upon   the   implementation   of   the  recommendations of the 6th Pay Revision.

In view of what has been stated above, the judgment impugned in the instant  Appeal on the face of it is illegal and liable to be quashed. The escalation in the  enhancement of the fee is fully justified and the Tribunal could not have decreased it  by means of the impugned order. Accordingly, the Appeal succeeds and the order  under challenge stands quashed.  

 

           (Poonam Srivastav, J.) Manish