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Emperor Vs. Shivaputraya Durdundaya - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Revisional Application No. 329 of 1923
Judge
Reported inAIR1924Bom456; (1924)26BOMLR438
AppellantEmperor
RespondentShivaputraya Durdundaya
Excerpt:
criminal procedure code (act v of 1898), section 439 - acquittal, meaning of--indian penal code (act xlv of 1980), sections 326, 323--grievous hurl--hurt--conviction for grierous hurt--alteration amounts to acquittal for grievous hurt.;the accused was convicted by a magistrate of voluntarily causing grievous hurt with a dangerous weapon (section 326, indian penal code), but on appeal the conviction was altered to one of simple hurt (section 323). an application having been made to the high court for altering the conviction again to one under section 326:-; dismissing the application, that the effect of the order of the sessions judge on appeal was that the accused was acquitted of the offence under section 326; and that the high court would not, under section 430 of the criminal procedure..........before the first class magistrate with having committed an offence under section 326, indian penal code, and on conviction were sentenced to two years' rigorous imprisonment each, and in addition to a line. on appeal, for reasons which are not very apparent, the sessions judge altered the conviction to one of voluntarily causing simple hurt to the complainant and reduced the sentence in each case to six months' rigorous imprisonment. on the application of government under section 439, criminal procedure code, a rule was issued for the enhancement of the sentences, and also for the convictions under section 323, indian penal code, being altered to convictions under section 326, indian penal code. we must take it that on the order of the sessions judge the accused were acquitted of.....
Judgment:

Norman Macleod, Kt., C.J.

1. The two accused were charged before the First Class Magistrate with having committed an offence under Section 326, Indian Penal Code, and on conviction were sentenced to two years' rigorous imprisonment each, and in addition to a line. On appeal, for reasons which are not very apparent, the Sessions Judge altered the conviction to one of voluntarily causing simple hurt to the complainant and reduced the sentence in each case to six months' rigorous imprisonment. On the application of Government under Section 439, Criminal Procedure Code, a rule was issued for the enhancement of the sentences, and also for the convictions under Section 323, Indian Penal Code, being altered to convictions under Section 326, Indian Penal Code. We must take it that on the order of the Sessions Judge the accused were acquitted of the offence under Section 326, so that under the powers given to the Court under Section 439, Criminal Procedure Code, we cannot convert a finding of acquittal to one of conviction. It was argued on the authority of a Punjab case Bhola v. Crown (1904) P.R. 12--Ens that 'acquittal' in Section 439 means a complete acquittal on all the charges framed but we cannot agree with that view. Unless we set aside the conviction and direct a retrial we can only enhance the sentence up to the limit which is admissible under Section 323, Indian Penal Code. On a consideration of all the circumstances of the case, and specially the fact that a very serious assault was committed by the accused, we think the sentences must be enhanced to a period of one year's rigorous imprisonment in each case, in spite of the fact that the period of imprisonment directed by the Sessions Judge has already expired. The period already suffered will be taken in to account when enforcing the enhanced sentences


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