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Trimbak Balwant Vaidya Vs. Emperor - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtMumbai
Decided On
Reported inAIR1926Bom548
AppellantTrimbak Balwant Vaidya
RespondentEmperor
Excerpt:
- .....judge against his conviction and sentence under section 193 of the indian penal code. the sessions judge admitted the appeal and issued notice, but subsequently dismissed the appeal owing to the absence of the appellant and his pleader. this however, is a procedure which is not authorised by any provision of the criminal procedure code. under section 423, criminal procedure code, the court of appeal has to peruse the record and to form an opinion as to whether there is or is not sufficient ground for interference. this has been already ruled by this court in queen-empress v. deoshanker [1892] rat.un.cr.c. 593. there are also similar rulings of the allahabad high court in queen-empress v. pohpi [1891] 13 all. 171 and of the punjab chief court in koura v. queen-empress [1895] 21 p.r. 1895.....
Judgment:

Fawcett, J.

1. In this case the applicant filed an appeal to the Sessions Judge against his conviction and sentence under Section 193 of the Indian Penal Code. The Sessions Judge admitted the appeal and issued notice, but subsequently dismissed the appeal owing to the absence of the appellant and his pleader. This however, is a procedure which is not authorised by any provision of the Criminal Procedure Code. Under Section 423, Criminal Procedure Code, the Court of appeal has to peruse the record and to form an opinion as to whether there is Or is not sufficient ground for interference. This has been already ruled by this Court in Queen-Empress v. Deoshanker [1892] Rat.Un.Cr.C. 593. There are also similar rulings of the Allahabad High Court in Queen-Empress v. Pohpi [1891] 13 All. 171 and of the Punjab Chief Court in Koura v. Queen-Empress [1895] 21 P.R. 1895 Cr. We, therefore, set aside the order of the Sessions Judge dismissing the appeal, and direct that the appeal be re-admitted on the file and disposed of, after notice to the appellant, according to law.


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