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In Re: Punam Chand Manek Lal - Court Judgment

LegalCrystal Citation
CourtMumbai
Decided On
Judge
Reported in25Ind.Cas.333
AppellantIn Re: Punam Chand Manek Lal
Excerpt:
criminal procedure code (act v of 1898), section 195 - income-tax collector, whether rexenue court. - section 3: [s.b. mhase, d.s. bhosale & a.s. oka, jj] offences of atrocities - complaint under held, merely because the caste of the accused is not mentioned in the fir stating whether he belongs to scheduled caste or scheduled tribe, it cannot be a ground for quashing the complaint. after ascertaining the facts during he course of investigation it is always open to the investigating officer to record tht the accused either belongs to or does not belongs to schedule caste or scheduled tribe. after final opinion is formed, it is open to the court to either accept the same or take cognizance. even if the charge sheet is filed at the time of consideration of the charge, it si open to the..........and exclusively empowered to decide them. see, for example, the city of bombay revenue act and the revenue codes of oudh, the united provinces and the punjab (u. p. act ii of 1901, sections 59, 62; u. p. act iii of 1901, sections 189 et seq.; oudh act xxii of 1886, section 109; the punjab act xvi of 1887, section 101). speaking generally, revenue questions are removed from the cognizance of civil courts and the officer charged with the duty of deciding disputed questions relating to revenue, between the individual and the government would be invested with the functions of a revenue court. the inquiries into such questions assigned to officers empowered economies as 'revenue courts' in the united provinces are. entertained and disposed of by corresponding officers in bombay under chapters.....
Judgment:
ORDER

Heaton, J.

1. The applicant in this case is a person against whom a complaint has been made of offences under Sections 177, 193, 196, 199 and 471 of the Indian Penal Code. It will be observed that these are all offences, which are included in Section 195 of the Criminal Procedure Code. They all arose out of what the applicant is supposed to have done in connection with proceedings before an Income-tax Collector. Now undoubtedly an Income-tax Collector is a public servant and as to the offence under Section 177, his sanction would be required under Clause (a) of Section 195, and what appears to be a sanction was in fact given by the Income-tax Collector, But it is now spent, or rather was spent before this complaint was made because the complaint was made much more than six months after the sanction had been given. So far then it appears that as regrads Section 177 these proceedings are not lawful in their inception and should be set aside. As regards the other Sections 193, 196, 199 and 471, they are subject to precisely the same infirmity if the Income-tax Collector is a Court' within the meaning of Clauses (6) and (c) of Section 195. On this matter, i.e., whether an Income-tax Collector is such a Court', there is a certain amount of authority which, in the main, favours the view that he is a 'Court.' But a Bench of this Court decided in 1906 that an Income-tax Collector is not a 'Court' within the meaning of Section 476 of the Criminal Procedure Code: In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34. If he. is not a 'Court' within the meaning of that section it is at least to me difficult, inspite of the definition of 'Court' in' Section 195, to suppose that he can be a ' Court' within the meaning of the latter section, for the purpose of the two sections is very much the same and their connection is intimate.

2. In a very much later case In re Nanchand Shivchand 18 Ind. Cas. 408 : 14 Cri.L.J. 72 : 37 B. 365 : 15 Bom. L.R. 45 another Bench of this Court decided that a 'District Judge' determining the validity of elections under Section 22 of the District Municipalities Act (Bombay Act III of 1901) is a 'Court' within the meaning of Clause (b) of Section 195 of the Criminal Procedure Code. The reasoning in Mr; Justice Batchelor's judgment in that case is, it seems to me, a reasoning which, if applied to this case, would inevitably lead to the conclusion that an Income-tax Collector is a 'Court' He is empowered to summon witnesses, to take evidence and under the Oaths Act he Consequently may administer an oath. I cannot myself believe that if giving false evidence on oath to an Income-tax Collector is an offence under Section 193 of the Indian Penal Code and it is declared to be such an offence as covered by Section 37 of the Income-Tax Act, no sanction should be required to prosecute such a person for giving false evidence, whereas sanction is required if the evidence is given, say for example, before a Magistrate or a Sub-Judge. It seems to me that the purpose of these provisions in Section 195 is that when false evidence is alleged to be given on oath, the prosecution shall not proceed without a sanction, and that the Code intends to make no distinction whatever between different cases provided that the oath may properly be administered and that the evidence may be taken. Otherwise in some cases, as for instance, an Income-tax Collector's proceedings, complaints for giving false evidence might be made by any private} person, they might be made put of ill-will and without the slightest foundation of truth, and yet the Magistrate would be bound to deal with them. I can see no reason; whatever for supposing that the section, intends such a thing to happen when it specifically provides that in other cases sanction must be furnished. Therefore, not only does the, reasoning; in Mr. Justices Batchelor's judgment seem to me to be opposed to the decision of In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34, but it also appeals to me as being a reasoning which is correct in itself. But we cannot altogether disregard the ruling in In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34. Therefore it seems to me that we are bound to submit to a Full Bench this question;--

Whether an Income-tax Collector is or is not a Court' within the meaning of that word as used in Clauses (b) and (c) of Section 195 of the Criminal Procedure Code

3. There is only one other point that needs attention in this matter. It was argued that because the complaint, which was made against this applicant, was lodged by a certain Mr.. Lakhia by order of the District Magistrate or the Collector, and because the Collector is a public servant to whom the Income-tax Collector is subordinate, therefore, this complaint may be regarded as a complaint of the kind provided for in Clause (a) of Section 195. But that clause provides that the public servant concerned may either give a sanction or make a complaint, and that seems to me to exclude the idea that a public servant may make a complaint by any form of delegation. It seems to me that he must make the complaint, if he wishes to take that course, personally. If he does not wish to take that course personally, the delegation is obtained by giving the sanction. Similarly the Collector as superior officer, though personally, no doubt, he might make the complaint, cannot delegate the making of a complaint to another. So I do not think that the proceedings in this case can be supported by that argument.

4. If the decision of the Full Bench is that an Income-tax Collector is a 'Court' then I think the whole of those proceedings must be set aside.

Shah, J.

5. I concur. This is an application to quash the proceedings arising out of a complaint lodged by Mr. T. P. Lakhia, the Resident first Class Magistrate of Nadiad, on the 10th October 1913. The complaint purports to have been made with the sanction of the Income-tax Collector dated 23rd July 1912 and relates to offences which are mentioned in Section 195 of the Criminal Procedure Code. It is clear that the complaint cannot be entertained by any Court, if the order of the 23rd July 1912 is a sanction and if a sanction is necessary under the section. The order of the 23rd July 1912 was made by the Income-tax Collector after giving due notice to the petitioner, and though the terms of the order do not place the matter beyond dispute, it is fairly open to the construction that it is a sanction and not merely a departmental direction to prosecute. The complaint, so far as it relates to the offence under Section 177 of the Indian Penal Code, can be taken cognizance of only with the previous sanction or on the complaint of the public servant concerned or of some servant to whom he is subordinate. Treating the Income-tax Collector's order of the 23rd July as a sanction, the proceedings so far as they relate to the offence under Section 177, Indian Penal Code, must be set aside as the sanction was not in force at the date of the complaint owing to the lapse of time. Even if it be not a sanction, the same result must follow, as there can be no doubt that the present complaint is not made by the Income-tax Collector or by his superior. The present complainant, who is the Resident Magistrate at Nadiad, has nothing to do with the Income-tax Collector or his superior, and, in my opinion, he can lodge the complaint only with the sanction of the proper authority.

6. As regards the other offences, which fall under Section 195, Sub-section (1), Clauses (b) and (c), the complaint is subject to the same objection, if the Income-tax Collector is a Court' within the meaning of these clauses. It has been held by this Court in In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34, that the Income-tax Collector is not a Court' under Section 476 of the Criminal Procedure Code. So far as the present point is concerned, I think the word Court' would have the same meaning in Section 195, and In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34, is, therefore, an authority for the view that the Income-tax Collector is not a Court' within the meaning of Clauses (6) and (c) of Section 195. No reasons are given in the judgment in support of this conclusion, and the ratio decidendi of In Re: Nanchand 18 Ind. Cas. 408 : 14 Cri.L.J. 72 : 37 B. 365 : 15 Bom. L.R. 45 clearly suggests that the conclusion in In Re: Kalidas Rewadas 8 Bom. L.R. 477 : 4 Cri.L.J. 34 is not correct. Apart from the decisions, the reason of the rule requiring a sanction or a complaint of the Court concerned in respect of certain offences is in favour of the view that the Income-tax Collector is a Court.' In a recent case the Madras High Court has held that the Income-Tax Collector is a 'Court:' see In Re: Nataraja Iyer 21 Ind. Cas. 896 : 14 M.L.T. 421 : 25 M.L.J. 56 : 14 Cri.L.J. 656 : 36 M.72. Having regard to the conflicting decisions, as well as to the practical importance of the point, I think that the question formulated by my learned colleague 'should be referred to a Full Bench for decision.

7. Mr. Velinhar (with him Mr. Ratanlal Ranchhoddas), instructed by Messrs. Soonder-dass & Co., for the Appellant.

8. Mr. S.S. Patkar, (Government Pleader), for the Crown.

9. The question referred for decision if, whether an Income-tax Collector is or is not a Court' within the meaning of that word as used in Clauses (6) and (c) of Section 195 of the Criminal Procedure Code?'

10. The word Court' is defined in the section by a limited and exclusive definition to mean a Civil, Revenue or Criminal Court. It cannot be contended that the Income-tax Collector is a Civil or Criminal Court and, therefore, the only question is whether he at any time in the discharge of his functions under Act II of 1886 is a Revenue Court.

11. The term Revenue Court' is not in general use, but it has been used occasionally by local Legislatures in this country in connection with the decision of questions relating, to revenue by officers specially and exclusively empowered to decide them. See, for example, the City of Bombay Revenue Act and the Revenue Codes of Oudh, the United Provinces and the Punjab (U. P. Act II of 1901, Sections 59, 62; U. P. Act III of 1901, Sections 189 et seq.; Oudh Act XXII of 1886, Section 109; the Punjab Act XVI of 1887, Section 101). Speaking generally, revenue questions are removed from the cognizance of Civil Courts and the officer charged with the duty of deciding disputed questions relating to revenue, between the individual and the Government would be invested with the functions of a Revenue Court. The inquiries into such questions assigned to officers empowered economies as 'Revenue Courts' in the United Provinces are. entertained and disposed of by corresponding officers in Bombay under Chapters XII and XIII of the Bombay Land Revenue Code of 1879, though the word 'Revenue Court' is not to be found anywhere in those Chapters. We have no doubt that the Bombay inquiries would he equally proceedings in Revenue Courts in the sense in which that term is used in the definition clause of Section 195 of the Criminal Procedure Code. We also think that inquiries conducted according to the forms of judicial procedure under Chapter IV of the Income Tax Act and execution proceedings under Chapter V (which provides that an order passed by a Collector on a petition under Chapter IV shall have the force of a decree of a Civil Court in a suit in which the Government is the plaintiff and the defaulter is the defendant) are proceedings in a Revenue Court.

12. The express exclusion from the term Court' in Section 195 of a Registrar or a Sub-Registrar, though a legislative recognition of the correctness of the conclusion in Queen-Empress v. Tulja 12 B. 36 does not affect the' question now before us as to the scope of the term Revenue Court', for a Registrar or Sub-Registrar under the Registration Act could not by any stretch of imagination be held to be a Revenue Court. The Registration Act has its special group of sections corresponding with Chapter XI of the Indian Penal Code and Sections 195 and 476 of the Criminal Procedure Code.

13. For the above reasons we answer the question referred in the affirmative.


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