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Chunni Lal Vs. Narsingh Das - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1918All69; 45Ind.Cas.540
AppellantChunni Lal
RespondentNarsingh Das
Cases ReferredAugada Earn Shaha v. Nemai Chand Shaha
Excerpt:
.....the imputation was made or published. next, it is clear (and is also admitted before us) that the english rule of law on the point for decision is well established and beyond discussion and that under that rule the appellant before us would be absolutely protected. we have, therefore, to apply the rules of equity, justice and good conscience. in regard to the first part of the argument the learned advocate for the respondent has failed to show us what there is in the circumstances and society of this country that would make it improper or inadvisable to apply the english rule. unless it can be said that the great majority of these classes in india is dishonest, there can be no good reason against applying the sama rule in this country. needless to say this has not been urged before us..........rs. 200. hence the present appeal by the defendant.6. the plea raised on his behalf is that in a civil action arising out of facts such as have been found in the present case, the defendant has an absolute privilege and is absolutely protected by the law from a civil action for damages for defamation.7. for the plaintiff it is urged that in such a case there is no absolute privilege hut only a qualified privilege and that as the defendant did not act in good faith he is not protected. there being a conflict of rulings on the point, the case has been referred to this full bench for decision.8. we deem it necessary, in view of certain arguments that have been raised before us in regard to the criminal law of defamation, to emphasize in the forefront of our judgment that we are 'not' here.....
Judgment:

1. This second appeal arises out of a civil action for damages for defamation, the facts of which are briefly as follows:

2. The defendant, who is the appellant before us, was prosecuted in a Criminal Court for an offence under Section 193 of the Indian Penal Code. The plaintiff, who is a Pleader, appeared to defend him. The Court allowed bail and the plaintiff stood surety for the defendant to the extent of Rs. 100. Not being sure of his client, however, he asked the Court to allow Rs. 100 to be deposited in cash. The prayer was granted. The defendant produced the cash giving it to the plaintiff and it was actually deposited on the same date, August 22nd, 1913, in the Sub-Treasury at Shikohabad. There was some error in the usual procedure for the depositing of money and the full number of acknowledgments was not issued.

3. On the 4th September 1913 the case was heard and the defendant acquitted. On that date, however, he employed another Pleader; on 17th September 1913 he filed a petition stating that no receipt had been issued by the Treasury and he was in doubt as to whether the money had actually been deposited by the plaintiff. He asked for inquiry to be made from the Tahsildar. Inquiry was ordered and made and on September 22nd, 1913, the Court received a reply that the money had actually been deposited on August 22nd. Without first inquiring from the Court the result of the inquiry ordered, the defendant, on September 24th, 1913, filed a written complaint in the Court of the District Magistrate charging the plaintiff with having committed the offences of cheating and criminal breach of trust in respect to the sum of Rs. 100.

4. The District Magistrate issued no process on this complaint, but made a preliminary inquiry and dismissed it on ascertaining the fact as to the deposit. The plaintiff thereupon prosecuted the defendant in a Criminal Court. For reasons with which we are not concerned, the defendant was acquitted.

5. The plaintiff then filed the suit out of which this appeal has arisen to recover Rs. 1,000 as damages for defamation. The Courts below have decreed the claim to the extent of Rs. 200. Hence the present appeal by the defendant.

6. The plea raised on his behalf is that in a civil action arising out of facts such as have been found in the present case, the defendant has an absolute privilege and is absolutely protected by the law from a civil action for damages for defamation.

7. For the plaintiff it is urged that in such a case there is no absolute privilege hut only a qualified privilege and that as the defendant did not act in good faith he is not protected. There being a conflict of rulings on the point, the case has been referred to this Full Bench for decision.

8. We deem it necessary, in view of certain arguments that have been raised before us in regard to the criminal law of defamation, to emphasize in the forefront of our judgment that we are 'not' here concerned with libel as a criminal offence, but only with the civil wrong and the right to redress in a civil action. The civil and the criminal law and procedure do not, in our opinion, coincide but are independent of each other. We may quote as an instance one admitted difference between the civil and the criminal law. In a civil action the plea of mere truth is, if established, a complete defence. In a criminal charge it is not so, for the accused has further to prove the fact that it was for the public good that the imputation was made or published. We, therefore, restrict ourselves to the civil wrong and the right to redress in a civil action. Next, it is clear (and is also admitted before us) that the English rule of law on the point for decision is well established and beyond discussion and that under that rule the appellant before us would be absolutely protected. It is unnecessary, therefore, to discuss the English decisions on a principle which has been accepted for generations and has never been questioned in England. It has been recognised by Indian Judges. It has to he conceded before us that the High Courts of Bombay and Madras have applied it without hesitation and that the latter has even gone to the extent of applying it to criminal cases, on the correctness of which we abstain from expressing any opinion.

9. There is no Statute in India dealing with civil liability for defamation. We have, therefore, to apply the rules of equity, justice and good conscience. This has been interpreted by the Privy Council in Daniela Rajsanji v. Shekh Masludin 14 I.A. 89 : 11 B. 551 : 11 Ind. Jur. 315 : 5 Sar. P.C.J. 16 : 6 Ind. Dec. (N.S.) 364 to mean the rules of English Law if found applicable to Indian society and circumstances. On behalf of the plaintiff-respondent it is urged that in the present invariance the rule of English Law is inapplicable to the circumstances of this country and that whatever may have been the rule applied prior to 1860 the Legislature in introducing the Panel Code in that year did not apply the rule of English Law to criminal cases and may be said, by implication, to have amended the civil law. Reliance has been placed on the decision of the Calcutta High Court in Augada Ram Shaha v. Nemai Chand Shaha 23 C. 867 : 12 Ind. Dec. (N.S.) 364 and on the dictum in Abdul Hakim v. Tej Chander Mukarji 3 A. 815 : A.W.N. (1881) 81 : 6 Ind. Jur. 320 : 2 Ind, Dec. (N.S.) 521.

10. Reference has also been made to several decisions in criminal cases, but we decline to discuss them for the reasons already given. In regard to the first part of the argument the learned Advocate for the respondent has failed to show us what there is in the circumstances and society of this country that would make it improper or inadvisable to apply the English rule. It is suggested that the mass of the pulation is uneducated and more impulsive and sensitive and, therefore, more likely to take the law into its own hands if it cannot get redress for defamation and that, therefore, it would not be sound public policy to enforce the English rule. We do not think that these are weighty reasons. The English Law does not seek to protect dishonest parties, witnesses or Advocates; but deems it a lesser evil that they should escape than that the great majority of honest parties, witnesses and Advocates should be exposed to vexatious actions. Unless it can be said that the great majority of these classes in India is dishonest, there can be no good reason against applying the sama rule in this country. Needless to say this has not been urged before us and in this instance we consider that what is sound public policy in England is equally sound policy in India and that the rule of English Law is in accordance with the principles of justice, equity and good conscience.

11. The dictum of the Privy Council in the case of Baboo Gunnesh Dutt Singh v. Mangneeram Chowdhry 11 B.L.R. 321 : 17 W.R. 283 (P.C.) supports us; that in Abdul Hakim v. Tej Chandar Mukarji 3 A. 815 : A.W.N. (1881) 81 : 6 Ind. Jur. 320 : 2 Ind, Dec. (N.S.) 521 is based on vague and indefinite grounds.

12. We cannot agree with the decision of the Calcutta High Court in Augada Earn Shaha v. Nemai Chand Shaha 23 C. 867 : 12 Ind. Dec. (N.S.) 364. It appears to be based upon the assumption that there was no law of defamation in India before the Penal Code. This is not the case, for there are reported decisions on the subject in this province as far back as 1852. Moreover, the learned Judges applied the test of the criminal law to the civil law, whereas we hold that the two are independent of each other.

13. Lastly the plea that a criminal enactment can be interpreted as amending the civil law by implication stands unsupported. It may be anomalous that a party should be criminally punishable and yet be not civilly liable in a case like the present, but it is not the only anomaly in this branch of the law.

14. We, therefore, hold that defamatory words used on such an occasion as is alleged by the plaintiff in this suit are not actionable on the ground of absolute privilege and that the present suit fails.

15. We allow this appeal, set aside the decrees of the Courts below and dismiss the suit. In view of the circumstances of the case the parties will abide their own costs throughout.


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