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The State Vs. Sri Lal and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in1971CriLJ141
AppellantThe State
RespondentSri Lal and ors.
Excerpt:
- - he has recommended that the commitment order relating to the offence of rape may be quashed. napping a girl under section 366 and of abetting the offence of rape under section 376 read with section 114, ipc the offenoe of kidnapping was, according to the prosecution, committed at bombay while the offence of rape as well as its abetment were committed at ahmedabad.ordero.p. trivedi, j.1. this reference has been made by the temporary civil and sessions judge, hardoi. the relevant facts leading to this reference are these; a firat class magistrate of hardoi committed srilal, bhaiyan singh and chhotey bhaiya, opposite parties, to the court of sessions hardoi, to stand their trial for offences punishable under sections 363 and 366, penal code. the same magistrate further committed sri lai and bhaiyan singh to the same court for trial for offences of rape punishable under section 376, penal code, the prosecution story being that km. ishwar dei, a girl below 18 years was kidnapped by srilal, bhaiyan singh and ohhotey bhaiya from village manjhia which lay in the district of hardoi with the intention that she may be raped by srilal and bhaiyan singh. she.....
Judgment:
ORDER

O.P. Trivedi, J.

1. This reference has been made by the Temporary Civil and Sessions Judge, Hardoi. The relevant facts leading to this reference are these; A Firat Class Magistrate of Hardoi committed Srilal, Bhaiyan Singh and Chhotey Bhaiya, opposite parties, to the Court of Sessions Hardoi, to stand their trial for offences punishable Under Sections 363 and 366, Penal Code. The same Magistrate further committed Sri Lai and Bhaiyan Singh to the same Court for trial for offences of rape punishable Under Section 376, Penal Code, the prosecution story being that Km. Ishwar Dei, a girl below 18 years was kidnapped by Srilal, Bhaiyan Singh and Ohhotey Bhaiya from village Manjhia which lay in the District of Hardoi with the intention that she may be raped by Srilal and Bhaiyan Singh. She was said to have been actually raped by the said two accused persons in village Beoli which fell within the district of Unnao. During the trial before the Temporary Civil and Sessions Judge, Hardoi, an objection was raised on behalf of the prosecution that the Hardoi Court had no jurisdiction to try the two accused persons for the offence of rape because that offence had not been committed within the jurisdiction of the Sessions Judge, Hardoi, but in the jurisdiction of the Sessions Judge, Unnao. This objection prevail, ed with the SeesioDs Judge who has made this reference with the finding that the Magistrate posted in the District of Hardoi had no jurisdiction to inquire into the offence Under Section 378, Penal Code, and to pass committal proceedings in respect thereof. He has recommended that the commitment order relating to the offence of rape may be quashed.

2. I am of the opinion that the view that no inquiry as regards the offence of rape could be made by a Magistrate pOBted in the district of Hardoi nor could that offence be tried by a Sessions Judge having territorial jurisdiction in the Sessions Division of Har. doi, is sound and correct.

3. Section 177, Criminal P.C., provides that every offence shall ordinarily be inquired into and tried by a Court within the local limits of whose jurisdiction it was committed. As the offence of rape, on the prosecution case, was committed within the local limits of the jurisdiction of the Courts of Unnao, it cannot be inquired into or tried by the Hardoi Courts. There is, however, an exception to the general rule and that is contained in 8. 179, Criminal P.C. which reads as follows ;

When a person is accused of the commission of any offence by reason of anything which has been done, and of any consequence which has ensued, such offence may be inquired into or tried by a Court within the local limits of whoso Jurisdiction any-such thing has been done, or any such consequence has ensued.

The fact of a of this case are not covered by 8. 1.9, Criminal P.C. Section 179 applies when the Act is an offence by reason of any. thing which has been done, and of any consequence which has ensued. But here the act or omission is a complete offence irrespective of any consequence which has ensued, this Section does not apply, and the offence is to be inquired into and tried only by the Court within whose jurisdiction the act was committed. This Section contemplates two things: The first is that the offender has done an act1 and the second is that a consequence has followed from such act. The offences contemplated Under Section 179 are those which are not complete till a special consequence has ensued. The consequence must be an essential ingredient of the offence. This, however, cannot be predicated of an offence punishable Under Section 376, IPC. The offence of kidnapping is complete as soon as the person is kidnapped with the requisite guilty intention or knowledge, and the consequence of the kidnapping or abduction does not form an essential part of the offence of kidnapping or abduction Under Section 366. That being so, Under Section 179 the offence of kidnapping and rape could not be inquired into or tried by the Courts at Hardoi. Only the offence of kidnapping could be inquired into and tried by the Courts at Hardoi and the offence of rape can be inquired into and tried only by the Courts within the local limits of whose jurisdiction that offence was committed, viz., Uunao Courts. In the case of Kashi Earn Mebta v. Emperor. : AIR1934All499 a Full Bench of this Court held that Section 179 contemplates cases where the act done and the consequence ensuing therefrom together constitute the offence. If the offence is complete in itself by reason of the act having been done and the consequence is a mere result of it which was not essential for the completion of the offence, then Section 179 would not be applicable. The same view was reiterated in the case of Sanwal Das v. Narain Daa A.I.R. 1955 N U 0 (All) 2763 and in the ease of M. H. Alexander v. Claira Alexander : AIR1959All67 . There is also a direct authority of the Bombay High Court in the case of Emperor v. Mohan Lai Aditram, (1929) 30 Cri L J 191 : AIR 1928 Bom 475 (2). In that case the Presidency Magistrate of Bombay had committed the accused to take his trial before the Bombay Court on charges of kid. napping a girl Under Section 366 and of abetting the offence of rape Under Section 376 read with Section 114, IPC The offenoe of kidnapping was, according to the prosecution, committed at Bombay while the offence of rape as well as its abetment were committed at Ahmedabad. It was hs>ld by the Bombay High Court that only the offence Under Section 366 could be tried at Bombay and not the: offence of abetment of rape which could be tried only by the Courts at Ahmedabad. Similar view was expressed by the Mysore High Court in the case of State v. Tavara Naika A.I.R. 1959 Mys 193. In that case also the respondent of that cafe was committed to take his trial before Court of a Bangalore Division for offences of kidnapping and rape, The offence of kidnapping had taken place within the territorial jurisdiction of the Sessions Judge of Bangalore Division whereas the offence of rape had taken place within the territorial jurisdiction of the Sessions Judge of Sbimoga Division. It was held in that case that the Sessions Judge of Bangalore Division had no jurisdiction to try the respondent for the offence of rape and that the trial for this offence could take place only before the Sessions Judge within whose jurisdiction the place where rape was committed was situate.

4. For the foregoing reasons I accept the reference and quash the committal proceedings in so far as they relate to the offence punish, able Under Section 376, IPC. The offence of rape can be inquired into, only by the Magistrate, and that offence can be tried only by the Court within whose jurisdiction rape was committed.


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