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Ashwani Kumar Vs. the State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Case NumberCriminal Ref. No. 421 of 1954
Judge
Reported inAIR1956All158
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 239; Uttar Pradesh Foodgrains Rationing Order, 1949
AppellantAshwani Kumar
RespondentThe State
Appellant AdvocateMohd. Baqur Usmani, Adv.
Respondent AdvocateAqiq Hasan, Adv.
Excerpt:
criminal - transaction of same nature - section 239 (a) of criminal procedure code, 1898 and clauses 14 and 15 of u.p. food grains rationing order , 1949 - accused committed the offence of drawing rations for the same two ladies when they were not entitled to do so - every time ration was drawn - offence was committed under clauses 14 and 15 of u.p. food grains rationing order,1949 was contravened - nothing on record to prove that both the accused drew the ration for the two ladies at one and the same time - also no common intention of committing the offence - jointly tried - held, the offences said to have been committed by the accused, though were similar in nature did not arise out of the same transaction so section 239 ( a) of criminal procedure code, 1898 not applicable. - .....the learned additional sessions judge of allahabad recommending that the conviction of the accused ashwani kumar under section 7 of the essential supplies (temporary powers) act, 1946 (act 24 of 1946) for contravention of clauses 14. and 15, u. p. foodgrains rationing order, 1949, and the sentence of fine of rs. 50/- imposed on him may be set aside.2. the charge against the accused ashwani kumar was that he had drawn rations from 25-6-1949 to 7-11-1950 for two ladies, inamely, smt. subhadra devi and smt. gayan kumari when the ration for these two ladies for the same period had also been drawn by one piarey lal who was living in a portion of the same house no. 358-a, mohatashimganj, allahabad, which was also occupied by ashwani kumar, his mother, smt. sun-,der devi, his sister smt......
Judgment:

Asthana, J.

1. This is a reference by the learned Additional Sessions Judge of Allahabad recommending that the conviction of the accused Ashwani Kumar under Section 7 of the Essential Supplies (Temporary Powers) Act, 1946 (Act 24 of 1946) for contravention of Clauses 14. and 15, U. P. Foodgrains Rationing Order, 1949, and the sentence of fine of Rs. 50/- imposed on him may be set aside.

2. The charge against the accused Ashwani Kumar was that he had drawn rations from 25-6-1949 to 7-11-1950 for two ladies, inamely, Smt. Subhadra Devi and Smt. Gayan Kumari when the ration for these two ladies for the same period had also been drawn by one Piarey Lal who was living in a portion of the same house No. 358-A, Mohatashimganj, Allahabad, which was also occupied by Ashwani Kumar, his mother, Smt. Sun-,der Devi, his sister Smt. Subhadra Devi and Smt. Gayan Kumari, the wife of Jitendra Kumar. It is not clear from the record as to what is the relationship between Piarey Lal and the two ladies Smt. Subhadra Devi and Smt. Gayan Kumari for whom he also drew rations for a similar period, Piarey Lal and Ashwani Kumar were both tried together for drawing rations for the two ladies Smt. Subhadra Devi and Smt. Gayan Kumari. Piarey Lal was acquitted. by the trial Court whereas Ashwani Kumar was convicted and sentenced as stated above.

3. The learned Sessions Judge who heard the revision against the order of the trial Court was of the opinion that the accused Ashwani Kumar and Piarey Lal could not be tried together as it could not be said that their offences arose out of the same transaction. Section 239, Criminal P. C., which provides for joint trial of two or more persons says that persons accused of the same offence committed in the course of the same transaction may be tried together.

The question which, therefore, arises for consideration is whether the two accused Piarey Lal and Ashwani Kumar who were tried jointly in this case had committed the same offence in the course of the same transaction. In this case theinterests of the two accused were against eachother and one was throwing blame on the otherin order to justify his own conduct. The offenceagainst both the accused as of drawing rationsfor the two ladies when in fact they were notentitled to do so, and, in my opinion, every timethe ration was drawn for the two ladies an offencewas committed by the person who was not entitledto draw it.

There is nothing on the record to show that both the accused drew ration for the two ladies at one and the same time. There is also no doubt that the two accused had no common intention of committing the offence. Their intentions were independent of each other. In the circumstances I am of opinion that the offences which are said to have been committed by the accused though they were similar in nature did not arise out of the same transaction.

As such, Section 239 (a), Criminal P. C., which provides for the joint trial of different accused when they commit the same offence in the course of the same transaction is not applicable to the facts of the present case.

There can be no doubt that the accused Ashwani Kumar has been prejudiced by being tried jointly with the other accused Piarey Lal, particularly when the interests of the two were against each other.

4. I, therefore, accept the reference, set aside the conviction and sentence of the accused Ashwani Kumar and direct that the fine if paid will be refunded to him. In view of the fact that rationing ceased long ago I do not think that this is a fit case in which a retrial of Ashwani Kumar is necessary,


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