Skip to content

Emperor Vs. Ganesh Balvant Modak - Court Judgment

LegalCrystal Citation
Decided On
Case Number Criminal Application for Revision No. 379 of 1909
Reported in(1910)12BOMLR21
RespondentGanesh Balvant Modak
DispositionAppeal rejected
.....a of the indian penal code, 1860, the question of intention is one of fact.;on construction of the article in question, that its object and intention was to bring the government contemplated by section 124 a into hatred and contempt. - indian succession act (39 of 1925), section 63: [s.b. sinha & cyriac joseph, jj] will validity - deceased, was a very wealthy person - he floated several companies - he left behind his daughters, s and j - he was suffering from various diseases including some neurological ones - for his treatment, he used to frequently visit united states of america accompanied by his wife and daughter - by reason of a will, he is said to have bequeathed 50% of his property to s and 50% to j in a letter addressed to the 1st respondent, viz., s, he is purported to have..........of section 124 a of the indian penal code.3. it is to be remarked at the outset that both the question of publication and the question of the seditious character of the article are questions of fact, which have to be determined on the evidence and by the light of surrounding circumstances. on these questions of fact, the learned magistrate has recorded his findings with his reasons therefor in his judgment. what we are asked by the learned counsel for the petitioner to do is to appreciate the. evidence and revise the magistrate's findings of fact. but it has been the settled practice of this court to refuse to interfere, in the exercise of our revisional jurisdiction, in regard to findings of fact, except on very exceptional grounds, such as a misstatement of evidence by the lower.....

Chandavarkar, J.

1. This is an application by Ganesh Balvant Modak for revision of the conviction recorded against and sentence passed upon him by the Chief Presidency Magistrate of Bombay under Section 124 A of the Indian Penal Code. The learned Magistrate has held that the petitioner has been guilty of the offence of attempting to excite feelings of disaffection towards the Government established by law in British India by the sale of copies of a periodical called the Swaraj containing an article headed ' The (sic)Etiology of the Bomb in Bengal,' which is seditious within the meaning of the section above mentioned.

2. This finding of the Magistrate has been assailed before us on two grounds : first, that there has been no publication by the petitioner of the periodical in question, containing the article charged as seditious; and, secondly, that the article itself is not seditious within the meaning of Section 124 A of the Indian Penal Code.

3. It is to be remarked at the outset that both the question of publication and the question of the seditious character of the article are questions of fact, which have to be determined on the evidence and by the light of surrounding circumstances. On these questions of fact, the learned Magistrate has recorded his findings with his reasons therefor in his judgment. What we are asked by the learned counsel for the petitioner to do is to appreciate the. evidence and revise the Magistrate's findings of fact. But it has been the settled practice of this Court to refuse to interfere, in the exercise of our revisional jurisdiction, in regard to findings of fact, except on very exceptional grounds, such as a misstatement of evidence by the lower Court or the misconstruction of documents, or the placing by that Court of the onus of proof on the accused contrary to the law of evidence. Queen v. Shekh Saheb Badrudin ILR (1883) 8 Bom. 197; Queen Empress v. Mahomad Husan ILR (1890) 14 Bom. 331; Queen Empress v. Chhagan (1886) U. Cr. C. 244.

4. On the question of publication, it is contended by the learned counsel for the petitioner that the facts proved do not constitute publication. The facts relied upon by him are these :- The petitioner received an advance copy of the Swaraj from London on the 2nd of July by post. The bulk of the copies of the periodical sent for sale was delivered to him on the 26th of July, and he sold a number of them on that day. But from the 2nd of July to the 26th of that month, the petitioner was occupied with other business than that of looking after the interests of the Swaraj, and he had no time to read the article in it charged as seditious.

5. These, however, are not all the facts. There is evidence on the record to show that the petitioner is sole agent for the periodical for the whole of India, that he took great interest in it (Exs. S.O. and F.) and that on the 15th of May 1909, he had written to the proprietor and editor of the periodical in London, asking for an advance copy by post that he might know what to expect and make use of his own daily paper in Bombay, the Rashtra Mat, for the special advertisement of the Swaraj. It is admitted that an advance copy was sent and that the Swaraj was advertised in the Rashtra Mat, of which the petitioner was manager. Further, on the 10th of July, an article had appeared in the Rashtra Mat noticing the Swaraj and its contents. Upon all this evidence it was competent for the Magistrate to rind as a fact that the accused had read the article and knew its contents and character before the sale of the copies. It is conceded by the petitioner's counsel that under the circumstances of the case the onus lay on the petitioner to prove that he had not read the article. That onus, the Magistrate finds, he has not discharged. No error of law has been pointed out to us to warrant our interference with the Magistrate's conclusion of fact on this question.

6. But it is urged that there was no publication, because the prosecution had not led any evidence to prove that any of the buyers had read the article. In support of this contention, the petitioner's counsel, Mr. Baptista, relies upon a passage from Odgers on Libel, where it is said that an attempt to libel is not actionable unless it is effectual. That is, there must be a. publication in fact. 'That the third person had the opportunity of reading the libel is not sufficient, if the Jury are satisfied that he did not in fact avail himself thereof, even though it is clear that the defendant desired and intended publication.' But, as the passage and the chapter in which it occurs as also the cases cited in illustration clearly show, the law stated by Dr. Odgers is applicable to actions for libel, not to criminal prosecutions. No suit can lie for damages for an ineffectual attempt to libel, because the attempt failing, there is no injury and in actions for libel ' proved or presumed injury to reputation' is the cause of action. Pollock on Torts, p. 245, 6th edition. It is otherwise in criminal law. An attempt to commit an offence is under our Penal Code punishable. All that is necessary to constitute such an attempt is some external act, something tangible and ostensible of which the law can take hold as an act showing progress towards the actual commission of the offence. It does not matter that the progress was interrupted. In the present case the attempt was for the purposes of law complete when the petitioner sold the copies. It was none the less an attempt, because something external to himself happened which prevented a perusal of the article by the buyers or an)' other member of the public.

7. The next question is whether the article is seditious within the meaning of Section 124 A of the Indian Penal Code. That depends on whether the article was intended to bring the Government into hatred or contempt. The question of intention in such cases is one of fact. As pointed out by Sargent C. J. in Dyami Naik v. Lingappa (1889) P.J. 37, relying on a dictum of Lopes J. in Northcote v. Doughty (1879) 4 C.P.D. 385, where, on the construction of a document by the light of surrounding circumstances, the question is entirely one of intention, it becomes 'a simple question of fact as to which the decision of the Court below is conclusive'. Here it was a question quo animo the article on ' The /Etiology of the Bomb in Bengal ' was written. As such it resolved itself into a mere question of fact, on which the Magistrate's finding must be treated by this Court as conclusive according to its settled practice in the exercise of its revisional jurisdiction unless some error of law vitiated that finding. No such error has been so much as hinted at by Mr. Baptista, the learned counsel for the petitioner, in his full and careful argument.

8. But I do not wish to leave this part of the case at that point. Owing to the importance of the question, we allowed Mr. Baptista to argue the case as if it were an appeal and not a mere revisional application. I have read the article most carefully with a view to form my own judgment as to its character. I can come to no other conclusion than that its object and intention is to bring the Government contemplated by Section 124A into hatred and contempt. Mr. Baptista's contention is that though the writer has here and there used unhappy expressions and language which is to be regretted yet his intention, upon the whole, is to point out to Government that bombs and assassinations described as 'the outlandish methods of the West ' have come into existence in what the writer regards as this land of a spiritual people, because of certain reactionary policy and repressive measures of Government', and that the writer comments on that policy and those measures with a view to secure their alteration by Government. But this contention ignores the leading ideas and the prominent innuendoes of the article. The article begins with the statement that the people have become helpless against their 'oppressor or opponent,' i.e. the Government; it contrasts the European as ' material, gross, mean, degrading,' with the people of this country as being endowed with instincts 'emotional, spiritual, refined and uplifting.' The Government is charged with, on the one hand, bringing into existence ' the scoundrel patriot,' ' the self-seeking loyalist who sells his conscience and his country for a post under the Government or a retainer in Crown cases or for the mere refined bribe of an honorary title,' and with, on the other, either deporting ' the Nationalist ' or compelling him by its policy to go into 'exile.' To petition Government for any relief or right is practically represented as 'old mendicancy.' The insinuation is that petitioning Government for any right or relief is not only useless but degrading. The executive is charged with having first resorted to 'excesses' ' either to terrorise the people or to exasperate them to any acts of counter violence;' and when that failed, with having taken no action to protect Hindus against Mahomedan lawlessness out of ' secret sympathy ' for ' the acts of Moslem 4 . rowdyism.' All this, according to the writer, steeped the people in a sense of helplessness, with the result that the newspaper Sandhya advised the people to resort to the use of the bomb for self-protection. The writer characterises that advice as ' a lawful appeal,' and winds up with the observation that when the Sandhya's advice was followed and the bomb appeared, ' it was a great achievement for people who had never received any regular training.'

9. The intention and meaning of all this is obvious. In short, the Government, according to the writer, is composed of a race which is material and mean; it has proved the people's oppressor; it is demoralising them by turning out scoundrel patriots; it is irritating them by repressive measures; it has exasperated them to acts of violence; it has secretly allowed Mahomedan ' rowdies ' to attack Hindus; and all this has served to bring the bomb into existence. The rise of the bomb is represented by the writer as ' lawful,' and ' not criminal' under the state of things portrayed by him. Throughout the attempt is to create the impression that the Government exists for the satisfaction of its own cupidity, and has not a single redeeming feature. Even the peace of the country, enjoyed under the Government, is referred to ironically. Such writing cannot but have been meant by the writer to bring the Government into contempt and hatred and to excite feelings of disaffection against it. I agree with the learned Magistrate, that the article is seditious within the meaning of Section 124A of the Indian Penal Code.

10. Accordingly the conviction and sentence must be confirmed and the rule discharged.

Heaton, J.

11. This is a revisional application; it has been argued at a great length, and all that is to be said has been said on both sides. What we have to decide is whether there has been any miscarriage of justice. I do not think there has. The article has been read and commented on, and I have read it again very carefully. I summarize it very briefly by saying that the writer tells us that the grievances of the people in Bengal are so pressing; that the Government is so bad; that the chance of redress of their grievances is so remote, that the people in self-defence have been driven to the use of the bomb. If that is a correct description of this article, and it seems to me that it is absolutely correct, I can only infer that the writer is animated by the most virulent hatred of the Government in Bengal and that it was his object to spread that feeling of hatred to others. That brings the article and the writer of the article within the terms of Section 124A of the Indian Penal Code. We only have to consider whether the distributor (the accused) also comes within that section. There is no doubt that he did distribute this article; and if he did so consciously, consciously, that is, of the nature and purport of this article, then he also comes within this section. I can find no good reason for supposing that the Magistrate has not correctly decided that the accused had read the article; that he was in a position to appreciate its meaning and that he did consciously take part in disseminating that wicked and seditious publication. Therefore I concur that the conviction and sentence should be confirmed.

Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //