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Bitthal and anr. Vs. State and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in1976CriLJ735
AppellantBitthal and anr.
RespondentState and anr.
Excerpt:
- - as some cases were triable by court of session as well as by magistrate. c, proviso to section 484, sub-section (2), clearly provides that enquiry under chapter xviii of the old code will 'be dealt with in accordance with the provisions of this new code......is without force because under the new cr.p.c. all the offences are either triable by the court of session or magistrate. no offence is triable by court of session .and by the magistrate concurrently,4. the learned counsel for the applicants prayed that the hearing of the case may remain suspended during the emergency as article 14 of the constitution of india has been suspended. since i find no force in the ground taken with regard to the article 14 of the constitution of india, i do not find it necessary to suspend the hearing of this revision for that reason..5. the learned counsel for the opposite party has raised preliminary objection that no revision lies against interlocutory order and as such the revision is not maintainable under section 397, subsection (2), cr.p.c. (new).6. the.....
Judgment:
ORDER

H.N. Kapoor, J.

1. This revision is directed against the order dated 11-5-1974 of ie Judicial Magistrate, Sadar, Mathura fixing a date for providing copies to the accused under Section 208, Cr. P C. and to pass orders under Section 209, Cr. p. C on that very date.

2. The allegations are that the accused persons have been summoned under Section 307/34, I.P.C. on the basis of the complaint filed by Dina opposite party. The prosecution evidence had been recorded during the commitment proceedings under Chapter XVIII of Criminal Procedure Code, 1898 but the statement of the accused could not be recorded, nor could they get any opportunity to adduct evidence under Section 208, Cr P C. (old). The new Cr.P.C. of 1973 came into fore during the pendency and the complainant applied for committing the accused to the Court of Session under Section 209, Cr. P. C The learned Magistarte then passed the impugned order.

3. One of the grounds taken m this revision is that Section 484(2) it discriminatory and violates Article 14 of the Constitution of India. It was argued that under Section 209, Cr.P.C. (new) the Magistrate is required to commit those cases only to the Court of Session which in his opinion are triable by the Court of Session and he may still retain some cases which in his opinion may be triable (by Magistrate and ultimately commit them under provisions of the old Cr.P.C. as some cases were triable by Court of Session as well as by Magistrate. This argument is without force because under the new Cr.P.C. all the offences are either triable by the Court of Session or Magistrate. No offence is triable by Court of Session .and by the Magistrate concurrently,

4. The learned Counsel for the applicants prayed that the hearing of the case may remain suspended during the emergency as Article 14 of the Constitution of India has been suspended. Since I find no force in the ground taken with regard to the Article 14 of the Constitution of India, I do not find it necessary to suspend the hearing of this revision for that reason..

5. The learned Counsel for the opposite party has raised preliminary objection that no revision lies against interlocutory order and as such the revision is not maintainable under Section 397, subsection (2), Cr.P.C. (new).

6. The learned Counsel for the applicant argued that the filing of the revision in this case will be governed by old Cr. P, C. as the proceedings in the committing court were pending at the time of the enforcement of the new Cr.P.C. I do not agree with this contention. Revision is a discretionary remedy and it cannot be filed as a right. A person cannot acquire any substantive right of filing revision simply because the proceedings were pending at the time of the commencement of new Cr. P. C, In case of appeal, it is a different matter. An appeal can be filed as of right. Mathur, C. J. has taken the view in the case of Smt. Phoosha v. State in 1974 All Cri J 135 (LB) that in such a case appeal can be filed before the High Court or Sessions according to old Cr,. P.C. because appeal can be filed as of right as a person acquired substantive right to file appeal. The same is not true with regard to the revision. There is therefore force in the argument of the learned1 counsel for the opposite party that the revision itself is not maintainable as it is against interlocutory order,

7. The learned Counsel for the applicants has also argued1 that it amounts to the passing of final order as the Judicial Magistrate has decided that the new Cr.P.C. will toe applicable, I do not agree with that contention as the order is only to provide copies and the order under Section 209, Cr.P.C. is yet to be passed.

8. On merit also, there is no force in the revision as under new Cr.P.C. the Magistrate is bound to commit a case which is triable by Sessions under Section 209, Cr. P. C, Proviso to Section 484, Sub-section (2), clearly provides that enquiry under Chapter XVIII of the old Code will 'be dealt with in accordance with the provisions of this new Code. There is thus no force in this revision, which is accordingly dismissed. The stay order is vacated. The record shall be sent back to the lower court to proceed expeditiously with the case.


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