Skip to content


Hafiz Nehal Ahmad Vs. Ramji Das - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Reported inAIR1925All620; 87Ind.Cas.608
AppellantHafiz Nehal Ahmad
RespondentRamji Das
Excerpt:
- - this is not a case like that......appeals nos. 906-920 are appeals under section 476-b of the criminal procedure code filed by one nehal ahmad who has since died.2. it appears that several people were prosecuted on a charge of dacoity at saharanpur, the case being one of the now notorious saharanpur riot cases. the learned sessions judge acquitted some of the accused persons and convicted others, nehal ahmad was one of the persons who was prosecuted and acquitted. on his acquittal nehal ahmad presented sixteen petitions before the learned sessions judge asking the court to take action under section 476 of the criminal procedure code and to file a complaint for the prosecution of the witnesses for the prosecution. the learned sessions judge took action against only one viz., badri das, who has filed an appeal no. 695 of.....
Judgment:

Mukerji, J.

1. These appeals Nos. 906-920 are appeals under Section 476-B of the Criminal Procedure Code filed by one Nehal Ahmad who has since died.

2. It appears that several people were prosecuted on a charge of dacoity at Saharanpur, the case being one of the now notorious Saharanpur riot cases. The learned Sessions Judge acquitted some of the accused persons and convicted others, Nehal Ahmad was one of the persons who was prosecuted and acquitted. On his acquittal Nehal Ahmad presented sixteen petitions before the learned Sessions Judge asking the Court to take action under Section 476 of the Criminal Procedure Code and to file a complaint for the prosecution of the witnesses for the prosecution. The learned Sessions Judge took action against only one viz., Badri Das, who has filed an appeal No. 695 of 1924. He dismissed the application against the rest. Nehal Ahmad came up to this Court in appeal.

3. Nehal Ahmad is dead and with his death the power which he gave to Mr. A. Aziz, Vakil, to prosecute the case on his behalf came to an end. Mr. Aziz, yesterday, mentioned these cases, and stated that it was possible that he would be able to show that without a vakalatnama he was entitled to argue the appeals. His argument seemed to be that it was after all the duty of the Court to take up the prosecution and any member of the public could represent matters before an appellate Court. Mr. Aziz told the Court that he was going away and asked for a postponement. Mr. Nehal Chand the learned Counsel appearing for the opposite parties, objected to a postponement on the ground that his clients were already here and waiting for the disposal of the appeals. Mr. Aziz was, therefore, told that if he was going away he should hand over his brief (if indeed any brief is left) with a brother practitioner to argue the point if he was so advised, Evidently Mr. Aziz left no instructions; for nobody is appearing to-day on behalf of his client.

4. The learned Government Advocate appeared and stated that as a Government Counsel he had examined the cases and he was not prepared to take up the appeals preferred by Nehal Ahmad and to prosecute them before this Court.

5. I do not quite see how the learned Government Advocate could come in and express his opinion on the merits. Section 476-B gives a right of appeal to a private person and it has nothing to do with the Government. Indeed it is a Government officer who has refused to order a prosecution and unless there is an instruction to the contrary from the Government the learned Government Advocate is not likely to take an application to upset the judgment of a Government officer. However, the matter is not of any importance. The fact remains that the private party who was entitled to move in the matter did move, but has died and there is no question of any survival of the right of appeal. Section 476-B says that any person on whose application a civil, revenue or criminal Court has refused to make a complaint may appeal, etc., etc. The language does not indicate that any legal representative of the deceased appellant may file an appeal, or support it on the death of the appellant.

6. Mr. Nehal Chanel, the learned Counsel representing the other side, has argued that under Sections 404 and 431 of the Criminal Procedure Code the appeal abates on the death of an appellant. But so far as I can see, the appeal referred to in Section 431 is an appeal either against an acquittal or by a convicted person. This is not a case like that. Section 404 has apparently no application, for this is an appeal under the Code.

7. Although Sections 404 and 431 have no application, in my opinion the right of appeal does not survive.

8. I declare that the appeals have all abated.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //