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State of Mysore Vs. C.V. Gopala Rao - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKarnataka High Court
Decided On
Case NumberCriminal Revn. Petn. No. 119 of 1953
Judge
Reported inAIR1954Kant117; AIR1954Mys117
ActsEvidence Act, 1872 - Sections 45 and 73; Constitution of India - Article 20(3); Code of Criminal Procedure (CrPC) , 1898 - Sections 342
AppellantState of Mysore
RespondentC.V. Gopala Rao
Appellant AdvocateAdv. General
Respondent AdvocateN. Bheemacharya, Adv.
Excerpt:
- prevention of insults to national honour act, 1971section 3; [anand byrareddy, j] offence under- playing instrumental version of the national anthem in the presidents function allegation that petitioner had intentionally avoided the singing of the national anthem at function organised by the petitioner to honour the president of india complaint against the petitioner whether the act of the petitioner amounts to causing insult and exhibiting dishonour to the national honour ? held, the president of india being the chief guest, the petitioner was required to follow the protocol that is mandatory at any place visited by the president of india. the petitioners direction to his own choir not to sing the national anthem was not a direction to the audience. the assembly was not prevented..........and tantamount to compelling the accused to give incriminatory evidence. the objection was upheld. later the prosecution requested the court to call upon the accused to give his writing in court and make it available for comparison by the expert. this was also rejected. hence this petition.2. whatever may be said in regard to the writing given to the police, there is preponderance of authority to justify the later application made to the magistrate. the cases are collected in --'golam rahman v. the king' : air1950cal66 (a). the effect of these as stated in the head note is:'section 73, evidence act is quite general in its terms and applies to all cases and there is no exception in favour of an accused person. if there is nothing in the criminal p.c. which precludes its application to.....
Judgment:
ORDER

1. In the course of the trial of the case against respondent for offences of cheating, forgery etc., the prosecution sought to prove the writing of accused by evidence of an expert based on comparison of the writing in question with that obtained during investigation, from the accused. This was objected to as being repugnant to Article 20(3) of the Constitution of India and tantamount to compelling the accused to give incriminatory evidence. The objection was upheld. Later the prosecution requested the Court to call upon the accused to give his writing in Court and make it available for comparison by the expert. This was also rejected. Hence this petition.

2. Whatever may be said in regard to the writing given to the Police, there is preponderance of authority to justify the later application made to the Magistrate. The cases are collected in --'Golam Rahman v. The King' : AIR1950Cal66 (A). The effect of these as stated in the head note is:

'Section 73, Evidence Act is quite general in its terms and applies to all cases and there is no exception in favour of an accused person. If there is nothing in the Criminal P.C. which precludes its application to criminal trials there is no reason why the plain language of the section should not be, given its full effect. Section 342, Criminal P.C. does not make Section 73, Evidence Act inapplicable to criminal trials. The procedure followed in taking specimen thumb impressions of the accused under the direction of the Court is in strict compliance with Section 73 and Section 45, ill, (c), Evidence Act.'

With respect we agree that this is the proper view to be taken. The order of the lower Court is therefore set aside. It is open to the prosecution to renew the prayer and for the Court to direct the accused to give a writing for the purpose of comparison and make such use of it as it is entitled to.

3. Order accordingly.


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