Skip to content


Warubai Kriparam Wani Vs. Shivshankar Balmukund Shukla - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Application for Revision No. 450 of 1941
Judge
Reported inAIR1942Bom205(2); (1942)44BOMLR442
AppellantWarubai Kriparam Wani
RespondentShivshankar Balmukund Shukla
Excerpt:
village police act (bom. viii of 1867), section14-police patel-criminal court-accused can appear by pleader but must be present in court-criminal procedure code (act v of 189s), sections 340, 205.;in a proceeding under section 14 of the village police act, 1867, the accused has a right to appear through a pleader though he roust be present in. person at the hearing. - 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..........point under the village police act. the accused was charged under section 14, which enables the police patel to try cases of petty assault or abuse. the applicant made an application stating that she is a very respectable lady and comes from a high family, and asking to be allowed to appear by her pleader. the police patel rejected the application on the ground that there is no provision in the village police act for appearance through a pleader. that no doubt is true, but, on the other hand, section 40 of the criminal procedure code enables any person, accused of an offence before a criminal court, to be defended by a pleader as of right; and i have no doubt that the police patel acting under section 14 is a criminal court. therefore, the accused person has a right to appear through.....
Judgment:

Beaumont, C.J.

1. This application raises a small point under the Village Police Act. The accused was charged under Section 14, which enables the Police Patel to try cases of petty assault or abuse. The applicant made an application stating that she is a very respectable lady and comes from a high family, and asking to be allowed to appear by her pleader. The Police Patel rejected the application on the ground that there is no provision in the Village Police Act for appearance through a pleader. That no doubt is true, but, on the other hand, Section 40 of the Criminal Procedure Code enables any person, accused of an offence before a criminal Court, to be defended by a pleader as of right; and I have no doubt that the Police Patel acting under Section 14 is a criminal Court. Therefore, the accused person has a right to appear through a pleader. But there is no provision in the Village Police Act, corresponding to Section 205 of the Criminal Procedure Code, which enables a Magistrate, if he thinks fit, to dispense with the personal attendance of the accused person and permit him to appear by his pleader. Section 17 of the Village Police Act provides, so far as material, that the proceedings under Section 14 shall be oral and held in presence of the parties, and, I think, those words are mandatory. Even if the accused person does appear by a pleader, the proceedings must be in his presence. I think, therefore, that the Police Patel was right in saying that he had no discretion in the matter, and that he could not dispense with the presence of the accused, but wrong in so far as he told that the accused could not engage a pleader.

2. The rule is discharged.


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