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Emperor Vs. Kallappa Dundappa Rudranavar - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Reference No. 53 of 1925
Judge
Reported in(1926)28BOMLR1290
AppellantEmperor
RespondentKallappa Dundappa Rudranavar
Excerpt:
.....were committed to the court of session for trial on charges for offences under section 4 of the explosive substances act, in the absence of sanction of government as required under section 7 of the act, and the sessions judge referred the case to the high court for quashing the commitment in order to enable the prosecution to obtain the necessary sanction and begin proceedings afresh :-;that the sessions judge should postpone the trial till the necessary sanction was obtained, and that it was not necessary to quash the committal proceedings as the want of sanction did not invalidate them. - - in such cases clearly sanction is necessary to the institution or entertainment of the prosecution before a court can take cognizance of the offence......council. 3. it is to be noted that these words are not as wide as some similar enactments in the criminal procedure code. for instance, section 132 says ' no prosecution shall be instituted ' with -out the necessary sanction. sections 195, 196 and 197, criminal procedure code, use the wide language ' no court shall take cognizance of' the offence without the government sanction. and section 339 says 'no prosecution shall be entertained ' without the requisite sanction. in such cases clearly sanction is necessary to the institution or entertainment of the prosecution before a court can take cognizance of the offence. but section 7 of the explosive substances act only restrains the court from proceeding to the trial of any person for an offence under the act except with this consent.4......
Judgment:

Fawcett, J.

1. In this case the two accused have been committed to the Sessions Court of Belgaum for trial on charges of offences under Section 4 of the Explosive Substances Act VI of 1908. The Sessions Judge has referred the case to us on the ground that the sanction of Government for the prosecution of the two accused has not been obtained in accordance with Section 7 of that Act. We are asked to quash the commitment in toto, in order that the prosecution may obtain the necessary sanction and begin proceedings afresh.

2. Section 7 of the Act in question says :-

No Court shall proceed to the trial of any person for an offence against) the Act except with the consent of the local Government or the Governor General in Council.

3. It is to be noted that these words are not as wide as some similar enactments in the Criminal Procedure Code. For instance, Section 132 says ' No prosecution shall be instituted ' with -out the necessary sanction. Sections 195, 196 and 197, Criminal Procedure Code, use the wide language ' No Court shall take cognizance of' the offence without the Government sanction. And Section 339 says 'No prosecution shall be entertained ' without the requisite sanction. In such cases clearly sanction is necessary to the institution or entertainment of the prosecution before a Court can take cognizance of the offence. But Section 7 of the Explosive Substances Act only restrains the Court from proceeding to the trial of any person for an offence under the Act except with this consent.

4. The committal proceedings are only an ' inquiry ' as defined in Clause (k) of Section 4 of the Criminal Procedure Code, and as is shown by the heading to Chapter XVIII of the Code. An offence under Section 4 of the Explosive Substances Act is triable exclusively by a Court of Session (see Schedule II ' Offences against other laws,' Criminal Procedure Code) In a case exclusively triable by a Court of Session the trial begins only after the commitment and the framing of the charge (of Narayanaswamy Naidu v. Emperor I.L.R. (1909) Mad. 220. Therefore, we are of opinion that it is not necessary to quash the committal proceedings, for the want of the sanction does not invalidate those proceedings any more than the proceeding of the preliminary police inquiry. As, however, the Sessions Judge cannot proceed with the trial of the accused on that commitment without the requisite sanction he should arrange to postpone the trial till it is obtained. The proceedings should be returned with these remarks.


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