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State of U.P. Vs. Purendra Prakash Srivastava - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in1974CriLJ131
AppellantState of U.P.
RespondentPurendra Prakash Srivastava
Excerpt:
.....it is quite plain that a person accused of contravention of notified rule is not entitled to bail unless the court is satisfied that there are reasonable grounds for believing that he is not guilty of such contravention and that the prosecution has been given an opportunity to oppose the application for such release. the prosecution of the opposite party, is, therefore, under a notified rule under the defence of india rules, 4. there is no indication in the orders of the learned sessions judge that he gave any opportunity to the prosecution to oppose the bail application nor is there any finding that he was satisfied that there are reasonable grounds for believing that the opposite party is not guilty of such contravention......of india rules,4. there is no indication in the orders of the learned sessions judge that he gave any opportunity to the prosecution to oppose the bail application nor is there any finding that he was satisfied that there are reasonable grounds for believing that the opposite party is not guilty of such contravention. it appears that rule 184 is an overriding provision which takes away the court's power to release a person charged under a notified rule on bail except upon fulfilment of certain conditions one of which is the court's satisfaction that there are reasonable grounds for believing that the person charged is not guilty of contravention. the impugned orders of the learned sessions judge are on the face of them wrong as shown above. he did not apply his mind that the opposite.....
Judgment:
ORDER

Onkar Singh, J.

1. These are two applications under Section 498(2) of Criminal Procedure Code for cancellation of bail of opposite party granted by the Sessions Judge, Lucknow.

2. The opposite party is being prosecuted in two cases, one under Sections 147/143/336/426, Indian Penal Code. Rules 43/119 of Defence of India Rules, 1971 and Section 3 of the Police (Incitement to Disaffection) Act, 1922 and the other under Sections 147/436/395, Indian Penal Code and Rules 43/119, Defence of India Rules, 1971 of Police Station Hasanganj. District Lucknow. He surrendered before the City Magistrate, Lucknow on 19-7-1973 and applied for bail which was rejected. On 19-7-1973 the learned Sessions Judge granted parole to the opposite party for a period of one month in one case and in the other he was directed to be released on bail by the order of the Sessions Judge, Lucknow dated 21-7-1973, The opposite party was, however, arrested after the examination was over on 20-7-1973 in connection with crime No. 436/1973 under Section 7 of the Criminal Law Amendment Act, Police Station Hasanganj, and is confined in the District Jail Lucknow.

3. The learned Government Advocate has contended that the orders of the Sessions Judge, Lucknow dated 19-7-1973 granting parole for a period of one month and dated 21-7-1973 granting bail to the opposite party are illegal as they are in violation of Rule 184 (a) and (b) of the Defence of India Rules, 1971. Rule 184 reads as follows:

Special provision regarding bail. Notwithstanding anything contained in the Criminal P. C., 1898 (5 of 1898) no person accused or convicted of a contravention of these Rules or orders made thereunder shall, if in custody, be released on bail on his own bond unless (a) the prosecution has been given an opportunity to oppose the application for such release, and (b) where the prosecution opposes the application and the contravention is of any such provision of these Rules or orders made thereunder as the Central Government or the State Government may by notified order specify in this behalf, the Court is satisfied that there are reasonable grounds for believing that he is not guilty of such contravention.

It is quite plain that a person accused of contravention of notified rule is not entitled to bail unless the Court is satisfied that there are reasonable grounds for believing that he is not guilty of such contravention and that the prosecution has been given an opportunity to oppose the application for such release. The learned Government Advocate has con-tended that no opportunity to oppose the application has been given to the prosecution. The learned Government Advocate has also filed a copy of the notification issued by the Governor which reads as follows:

No. 109/1/4/73-CX(3)

Dated Lucknow June 16, 1973.

In exercise of the powers conferred by clause (b) of Rule 184 of the Defence of India Rules, 1971, the Governor is pleased to order that the provisions of the said clause (b) shall apply in relation to the contravention of the provisions of clause (a) or clause (c) of Sub-rule (1) of Rule 43 of the said rules where such contravention is in respect of matters referred to in clause (b), clause (c) or clause (d) of Sub-rule (6) of Rule 36 of the said rules.

It is clear that Rule 43 has been notified as one of the rules to which provisions of clause (b) will apply. The prosecution of the opposite party, is, therefore, under a notified rule under the Defence of India Rules,

4. There is no indication in the orders of the learned Sessions Judge that he gave any opportunity to the prosecution to oppose the bail application nor is there any finding that he was satisfied that there are reasonable grounds for believing that the opposite party is not guilty of such contravention. It appears that Rule 184 is an overriding provision which takes away the Court's power to release a person charged under a notified rule on bail except upon fulfilment of certain conditions one of which is the Court's satisfaction that there are reasonable grounds for believing that the person charged is not guilty of contravention. The impugned orders of the learned Sessions Judge are on the face of them wrong as shown above. He did not apply his mind that the opposite party was being prosecuted for contravention, of a notified rule and Rule 184 of the Defence of India Rules, 1971 stands in the way of the opposite party to be released on bail.

5. I, therefore, allow these applications and set aside the orders of the Sessions Judge.


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