Skip to content


Matti Venkanna and Eleven ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in(1923)ILR46Bom257
AppellantMatti Venkanna and Eleven ors.
Excerpt:
indian penal code (act xlv of 1860), sections 143 and 447 - unlawful assembly--criminal trespass--compounding an offence, meaning of--consensus of purpose. - .....sections 143 and 447 of the indian penal cede was illegal since the offence under section 447, indian penal cede, was compounded.2. it appears that on 5th july 1920 a compromise petition was put into the lower court signed by first petitioner (first accused) and prosecution witnesses 1 and 2, prosecution witness 1 being the alleged owner of the field on which the alleged trespass took place. the case was being prosecuted by the police and the compromise petition was rejected by the lower court as the offence under section 143 of the indian penal code is not compoundable.3. the common object charged against the accused as members of the unlawful assembly is the criminal trespass aforesaid. petitioner contends that since the parties had a legal right to compound that trespass, such a.....
Judgment:

Wallace, J.

1. The only point raised in this petition is that the conviction under Sections 143 and 447 of the Indian Penal Cede was illegal since the offence under Section 447, Indian Penal Cede, was compounded.

2. It appears that on 5th July 1920 a compromise petition was put into the lower Court signed by first petitioner (first accused) and prosecution witnesses 1 and 2, prosecution witness 1 being the alleged owner of the field on which the alleged trespass took place. The case was being prosecuted by the police and the compromise petition was rejected by the lower Court as the offence under Section 143 of the Indian Penal Code is not compoundable.

3. The common object charged against the accused as members of the unlawful assembly is the criminal trespass aforesaid. Petitioner contends that since the parties had a legal right to compound that trespass, such a composition has the effect of annulling the common object charged, and therefore the charge under Section 143, Indian Penal Code, falls to the ground.

3. I am not prepared to support this contention. The essence of the offence under Section 143, Indian Penal Code, is the combination of several persons, united in the purpose of committing a criminal offence, and that consensus of purpose is itself an offence distinct from the criminal offence which these persons agree and intend to commit. The compounding of one offence does not mean that the offence has not been committed, but that, it has been committed, though the victim is willing either to forgive it or to accept some form of solatium as sufficient compensation for what he has suffered. The law allows prosecuting witness 1 to so deal with the offence of criminal trespass but not with the offence of five or more persons combining to effect that criminal trespass.

4. Petitioner refers me to the ruling quoted in Sheikh Basiruddi v. Sheikh Kbairat Ali 17 C.W.N. 948 but that ruling does not say that the composition of the offence of house-trespass and grievous hurt in that case had the effect in law of compounding the offence of being members of unlawful assembly, whose common object was the commission of those offences. It rather implies the opposite.

5. The petitioners' objection therefore fails. I dismiss this petition.


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